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TIME TO RETHINK CRIMINALISATION OF ABORTION? TOWARDS A GENDER JUSTICE APPROACH

Safe abortion ought to be considered a non-criminal issue, accessible to everyone and decided upon by the person who is pregnant. The current legal framework jeopardises the complete wellbeing of wome....

Author: Dipika Jain   Year: 2019 /Vol: Volume 12-1 |  Subject: Criminal |  (Academic Journals)

LEGISLATING FOR DOMESTIC ‘CARE’ WORKERS IN INDIA – AN ALTERNATIVE UNDERSTANDING

Neo-liberal agendas that dictate policy and lawmakers are fundamentally at odds with exploitative market forms that reinforce gender, class and caste hierarchies. Activities that are not purely econom....

Author: Mihika Poddar and Alex Koshy   Year: 2019 /Vol: Volume 12-1 |  Subject: Civil |  (Academic Journals)

DETERMINATION OF ENVIRONMENTAL COMPENSATION: THE ART OF LIVING CASE

In nearly a decade of its existence, the National Green Tribunal (‘NGT’ or ‘Tribunal’) has positively changed environmental adjudication in India. The push for its creation came from the judiciary rat....

Author: Raghuveer Nath and Dr. Armin Rosencranz   Year: 2019 /Vol: Volume 12-1 |  Subject: Environment |  (Academic Journals)

CHILDREN NO MORE? A FEMINIST CRITIQUE OF THE JUVENILE JUSTICE TRANSFER SYSTEM IN INDIA

The ‘transfer system’ envisioned under the provisions of the Juvenile Justice Act, 2015 is purportedly meant to address the commission of heinous offences, particularly sexual assault by adolescent bo....

Author: Megha Mehta   Year: 2019 /Vol: Volume 12-1 |  Subject: Criminal |  (Academic Journals)

BEYOND THE PRISON BARS: CONTEMPLATING COMMUNITY SENTENCING IN INDIA

The deplorable state of the criminal justice administration system in India has been highlighted time and again with several possible measures being suggested to remedy the same. However, even within ....

Author: Mitali Agarwal   Year: 2019 /Vol: Volume 12-1 |  Subject: Criminal |  (Academic Journals)

CONSTITUTIONALISM IN THE INDIAN COMPARATIVE PERSPECTIVE

I am grateful to the Vice Chancellor of the West Bengal National Law University of Juridical Sciences for conferring upon me the honour of delivering its annual lecture in the memory of Late Dr. Durga....

Author: Mahendra Pal Singh   Year: 2018 /Vol: Volume 11-4 |  Subject: Constitution |  (Academic Journals)

Is Being A ‘person’ Essential For The Environment To Hold Rights? Assessing The Legitimacy Of Environmental Personhood And Alternative Approaches

Over the course of history, personhood has been granted to various entities such as corporations, deities, ships, animals, etc. It has been noted by various scholars that such instances of attribution....

Author: Akshita Jha And Adrija Ghosh   Year: 2018 /Vol: Volume 11 /Issue:, 2018 No. 3 |  Subject: Jurisprudence |  (Academic Journals)

Life Imprisonment In India: A Short History Of A Long Sentence

Despite more than half of India’s convict population serving the sentence of life imprisonment, there exists little critical writing or scholarly debate about this punishment. Following the decision b....

Author: Nishant Gokhale   Year: 2018 /Vol: Volume 11 /Issue:, 2018 No. 3 |  Subject: Criminal |  (Academic Journals)

Conceptualising Interaction Between Cryptography And Law

The modern form of cryptography has pervaded nearly all levels of everyday technological use. It is used to secure online commercial transactions, ATM transactions, all modern technological devices li....

Author: Pratik Prakash Dixit   Year: 2018 /Vol: Volume 11 /Issue:, 2018 No. 3 |  Subject: Information Technology/Cyber Law |  (Academic Journals)

3D Printing – An Analysis of Liabilities and Potential Benefits within the Indian Legal Framework

The present has begun to be revolutionised with the advent of 3D printing – technologically as well as socially. We are steadily gravitating away from the two-dimensional world of printing to a world ....

Author: Shardha Rajam And Adya Jha   Year: 2018 /Vol: Volume 11 /Issue:, 2018 No. 3 |  Subject: Information Technology/Cyber Law |  (Academic Journals)
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