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DOES INDIA REQUIRE A SEPARATE DISCRIMINATION LAW OR EQUALITY BILL?

The article provides the reader why India needs a discrimination law; because it amplifies the functioning of the Constitution. It explains what a discrimination law is: a norm which qualifies four co....

Author: Rajat Chawda   |  Subject: Constitution |  (Articles by Students)

GOA – PORTUGAL: CRISES OF CONFLICTING LAWS

They say, “Amor, fogo, e tosse, A seudonodescobre” in Portuguese which when translated to English conveys, “Love, smoke and cough are hard to hide” and so are loopholes in laws. The escape clauses hav....

Author: Viyyash Kumar and Jumanah Kader   |  Subject: Miscellaneous |  (Articles by Students)

FORENSICS – A WAY TO JUSTICE

The never-ending rate of crime and its complexity emphasizes the role and importance of forensics in the current scenario. Forensics is a systematic study of evidence found at the scene of occurrence.....

Author: S.S.Sanjay Krishnan and H.M.Shambhavee   |  Subject: Criminal |  (Articles by Students)

Why legal education in India needs to be a continuum

Plutarch said, “The correct analogy for the mind is not a vessel that needs filling, but wood that needs igniting.” And a flame once kindled cannot be sustained without a constant supply of good firew....

Author: Manupatra and LawSkills   |  Subject: Miscellaneous |  (Articles by Professionals)

UNDERSTANDING GENOCIDE LAWS WITHRESPECT TO INDIA

This paper mainly focuses on the Convention on Genocide and its need. The paper includes the brief definition of the genocide and its elements, it further discusses the Genocide Convention and some of....

Author: Ankur Jain   |  Subject: Criminal |  (Articles by Students)

Unconstitutionality of Article 370: An Even-handed step or a Draconian step?

In chronicle aspect, a popular legal document, known as Instrument of Accession, was instituted through Government of India Act (1935) which enabled 565 rulers of princely states to join either India ....

Author: Jaskaran Singh Saluja And Rishab Lodha   |  Subject: Constitution |  (Articles by Students)

Forensic Psychiatry: An Emerging Face of Law

Mental health is an extremely tricky subject and is not dwelled upon much in a country like India. An illness of the mind is gravely looked down upon and a person having a disturbed mental health is e....

Author: Swetha Sivaram and Amrutha M   |  Subject: Criminal |  (Articles by Students)

A Study on the Constitutionality of the Citizenship Amendment Act, 2019

Soon after its passage from the Indian Parliament, the Citizenship Amendment Act, 2019 has received much criticism. The country has witnessed and is still witnessing an unprecedented protest from almo....

Author: Abhishek Choudhary and Rajashree Kanungo   |  Subject: Constitution |  (Articles by Professionals)

Unraveling the myth of meritocracy-who really gets what they deserve?

This article explores the meaning of meritocracy, the attractive features and the dangers that have been attached to this concept. It aimed to develop a deeper understanding of contemporary aspects of....

Author: Khushi Mishra   |  Subject: Miscellaneous |  (Articles by Students)

Related Party Transactions: Aspects of Good Governance

A related-party transaction is a deal or arrangement between two parties who are joined by a preexisting business relationship or common interest.With Related Party Transactions there arises an immine....

Author: Soniya Dodeja and Risha Roy   |  Subject: Corporate - Company/Partnership |  (Articles by Students)
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