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Default/ Statutory/ Compulsory Bail: A Primer

The present Article focuses on the aspect of “bail in default”, in terms of the provision of section 167 of Code of Criminal Code, 1973 and is an attempt to encapsulate various aspects related and anc....

Author: Dhruv Gupta   |  Subject: Criminal |  (Articles by Professionals)

Research Report: India Introduces 2% Equalisation Levy on Non-Resident E-commerce Operators

Author: RSM Astute Consulting Group   |  Subject: Direct Taxation |  (Newsletters from Law Firms)

Extra –Judicial Killing: A Blot on Constitutional Democracy

The central tenet of democracy is the rule of law and Constitutionalism. The inception of modern democracy traces the idea of rule of law in the Aristotle’s idea of Constitutionally based order. Arist....

Author: Rajesh Ranjan and Saumya Singh   |  Subject: Criminal |  (Articles by Students)

Protection and Registration of Well-Known Trademark in India

The term well-known comes from the term ‘reputation’. A well-known trademark is a trademark that has gained distinctiveness due to its reputation in the market in that good or service in a substantial....

Author: Rajat Sinha and Shanelle Umarwadia   |  Subject: Intellectual Property Rights |  (Articles by Students)

The Uncodified Basic Structure Doctrine: Bearer of the Constitution

The Judicial pillar of the country has put together and evolved the Basic Structure Doctrine [herein after as the doctrine] to fit in the requirements of the modern legal system and has sharpened the ....

Author: Rishabh Jain   |  Subject: Constitution |  (Articles by Students)

Section 354D: Sealed Lips on Male Stalking

A priori assumption of facts, id est, believing in things in a certain way with little or no evidence to show that it is correct, can lead to consequences unfathomed by even the most trained minds. ....

Author: Aayushi Swaroop   |  Subject: Criminal |  (Articles by Students)

Inquisitorial Interventions by High Court in Proceedings under the Insolvency and Bankruptcy Code, 2016

The Insolvency and Bankruptcy Code 2016 is considered to be the landmark legislation for insolvency resolution laws in the country. It was enacted into law on 11th September 2016, the fundamental aim ....

Author: Utkarsh   |  Subject: Insolvency |  (Articles by Students)

Playing the Devil’s Advocate: How the Government may just pass a test under Article 21 while mandating the Aarogya Setu Application

Over the last few months, a lot has been said about the Aarogya Setu contact tracing application that the Government of India has mandated on certain sections of the society. The mandate is applicable....

Author: Radhika Parthasarathy and Tejas Rao   |  Subject: Constitution |  (Articles by Students)

Right to Information (Amendment) Act, 2019: A Blow in the Core!

The author through this paper analyses the changing nature of Right to Information Act, 2005. In 2005 when RTI was enacted it was considered as most landmark historic statute which had good governance....

Author: Devansh Dubey   |  Subject: Right to Information |  (Articles by Students)

Internationalization of the Indian Legal System and the Times Ahead

The advent of globalization has brought with itself the biggest stumbling block, that is, the inclusion of an international legal system in the domestic courts of law. However, in the Indian context, ....

Author: Abhishek Taneja & Abhinav Aggarwal   |  Subject: Miscellaneous |  (Articles by Students)
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