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Hidden Face Does Not Imply Silence - Acid Attacks As Infraction Of Human Rights

According to Albert Einstein, the history is abound by the struggle for human rights in which a fina....

Author: Roopali Mohan   Year: 2017 /Month: 7 /Vol: Volume 6 |  Subject: Human Rights |  (Academic Journals)

A Dead Letter To Constitution: Addressing Structural Inequalities

Uniform Civil Code (UCC) is one of the most debatable issues amongst the various religious communities in India. The concept of UCC is pitched in the context of secularism as a step towards national c....

Author: Miss Varsha Gupta   Year: 2017 /Month: 7 /Vol: Volume 6 |  Subject: Human Rights |  (Academic Journals)

Human Rights To Do A Moral Wrong?

I stumble on the question because the logically prior question to this question is this: is there a moral 'right' to do a moral 'wrong'? And then you come to the question - is there a human right to d....

Author: Upendra Baxi   Year: 2017 /Month: 7 /Vol: Volume 6 |  Subject: Human Rights |  (Academic Journals)

Human Rights Vs Police - A Probe From Human Rights Perspective

The relevance and significance of human rights are unquestionable as they are essential for a meaningful life. The State is bound to safeguard the human rights; and the most significant, State machine....

Author: Abdul Azeez H   Year: 2017 /Month: 7 /Vol: Volume 6 |  Subject: Human Rights |  (Academic Journals)

New Dimensions In Sentencing Vis-a-vis Rights Of Prisoners

Every person has a right to be treated with respect and dignity, be that a person in a suit or a person behind the bars. The prisoners usually face stigma - the government's effort is to avoid their c....

Author: Shubham Patel And Shivam Yadav   Year: 2017 /Month: 7 /Vol: Volume 6 |  Subject: Criminal |  (Academic Journals)

The Right To Kill: The Case Of The Battered Women

The current law of self-defence within the definitions of the Indian Penal Code is so narrowly defined, that it fails to argue for the case of battered women, who have lost the basic integrity to func....

Author: Shreyas Gupta   Year: 2014 /Month: 1 /Vol: Volume 3 |  Subject: Criminal |  (Academic Journals)

Legalization of Gambling on Outcomes of Sporting Events - A Farcical Solution to an Uncontrollable Problem?

Through this paper, the authors seek to delineate the contentious issue of legalization of gambling ....

Author: Inakshi Jha And Shantanu Dey   Year: 2014 /Month: 1 /Vol: Volume 3 |  Subject: Criminal |  (Academic Journals)

Reasons To Embrace God And To Degrade

The world has witnessed loudest screams from the side of religious dogmas. The loudest violence is i....

Author: Vikhyat Oberoi   Year: 2014 /Month: 1 /Vol: Volume 3 |  Subject: Miscellaneous |  (Academic Journals)

RTI on Political Parties - Towards a more Democratic Democracy

A Bill seeking to amend the Right to Information (RTI) Act, 2005 to shield political parties from providing information under the transparency law compels us to relook at the very deliverables of the ....

Author: Akarshita Dhawan And Himaja Bhatt   Year: 2014 /Month: 1 /Vol: Volume 3 |  Subject: Right to Information |  (Academic Journals)

Invalidation of CBI - Has the Guwahati High Court stirred up the Hornet’s Nest?

The Guwahati High Court on 06 November, 2013, in Sh. Navendra Kumar v. Union of India invalidated in....

Author: Anmol Vashisht   Year: 2014 /Month: 1 /Vol: Volume 3 |  Subject: Constitution |  (Academic Journals)
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