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ALL INDIA JUDICIAL SERVICES: PROBLEMS AND PROSPECTS

The Preamble to the Constitution of India promises to all its citizens – social, economic and political justice. However, the judicial machinery configured to administer it has become the biggest hurd....

Author: Shivam Kaushik and Anushri Singh   Year: 2018 /Vol: 11-4 |  Subject: Civil |  (Academic Journals)

ARBITRABILITY OF OPPRESSION, MISMANAGEMENT AND PREJUDICE CLAIMS IN INDIA: NEED FOR RE-THINK?

This article seeks to re-evaluate the Indian legal position relating to arbitrability of oppression, mismanagement and prejudice claims taking into account developments in the United Kingdom and Singa....

Author: Shreyas Jayasimha and Rohan Tigadi   Year: 2018 /Vol: 11-4 |  Subject: Arbitration |  (Academic Journals)

Has The ‘permanent Establishment Rule’ Outlived Its Utility In A Digitalized World?

This article is written at a critical time when countries across the world are meaning to design effective ways to tackle the international tax challenges posed by digital economy. Although the Organi....

Author: Ashish Goel And Shilpa Goel   Year: 2018 /Vol: Volume 11 |  Subject: Indirect Taxation - Customs/Excise/Service Tax |  (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 |  Subject: Jurisprudence |  (Academic Journals)

Therapeutic Jurisprudence And Disability Rights: A Case Study On The Trial Of Anna Stubblefield

Therapeutic Jurisprudence studies the manner in which law may be used as a tool for healing. By integrating law and psychological health, this field of legal scholarship seeks to evaluate the ameliora....

Author: Prerna And Vaagisha   Year: 2018 /Vol: Volume 11 |  Subject: Human Rights |  (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 |  Subject: Criminal |  (Academic Journals)

Judicial Review Of Reservation In Promotion: A Fading Promise Of Equality In Services Guaranteed By The Indian Constitution

This paper argues that the Supreme Court of India has been sceptical about reservation in promotion since the State began making promotion policies in employment. The reasoning provided by the Court d....

Author: Ms. Arpita Sarkar   Year: 2018 /Vol: Volume 11 |  Subject: Constitution |  (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 |  Subject: Information Technology/Cyber Law |  (Academic Journals)

A Case For Universal Basic Income In India

Universal Basic Income (‘UBI’) is a regular cash payment made to all individuals by the State without any means or work testing. It has historically been debated upon and more than a few justification....

Author: Shrikrishna Upadhyaya And Sukriti   Year: 2018 /Vol: Volume 11 |  Subject: Constitution |  (Academic Journals)

Reviewing the Ambit of ‘Control’ Apropos to the Objective of ‘Mandatory Bids’: An Analysis under the Takeover Regulations

The advisory committees and the capital market regulator in India have every so often tried to arrive at a definition of control that may allow them to fittingly mandate the release of takeover bids o....

Author: Bhavya Nahar   Year: 2018 /Vol: Volume 11 |  Subject: Corporate - Company/Partnership |  (Academic Journals)
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