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Data Protection Laws

Data protection is one of the most common process of safeguarding data to prevent it from getting co....

Author: Upasana Borah   Year: 2021 /Month: 2 /Vol: 1 /Issue:3 |  Subject: Information Technology/Cyber Law | Date: 08 Apr 2021 |  (Academic Journals)

Flat Buyers Right to Claim Compensation for “Delayed Possession”

The Home Buyers in the Real estate sector face the problem of delay in the delivery of the possession of their flats. This delay in handing over the possession of the flat to the flat buyers has becom....

Author: Shreya Srivastava   |  Subject: Property | Date: 05 Apr 2021 |  (Articles by Students)

Transfer of Technology and Patent Rights

A patent is a legal record conceding its holder the restrictive option to control the utilization of an invention, as gone ahead in the claims of the patent, inside a restricted zone and time by preve....

Author: Shivendra Nath Mishra   |  Subject: Intellectual Property Rights | Date: 05 Apr 2021 |  (Articles by Students)

State Domicile Reservation Quotas: A Constitutional Safeguard or Just a Mere Act of Appeasement

Inequality in Indian society is an age-old phenomenon and in order to provide a fair opportunity to the underprivileged sections of the society, several reservation policies had been insinuated both a....

Author: Raghav Chandak   |  Subject: Constitution | Date: 05 Apr 2021 |  (Articles by Students)

The Conundrum of Anti-Arbitration Injunction

Anti-arbitration injunction can be called as the mandamus and prohibition of the civil arbitration world. Arbitration is the means and the alternate dispute resolution is the end. The latter being the....

Author: Vikhyat Naresh and Shantanu Shastri   |  Subject: Arbitration | Date: 02 Apr 2021 |  (Articles by Students)

Decriminalisation of Section 138 of the Negotiable Instruments Act

The government of India by way of a reason of statement issued on 8th of June 20201 has made the announcement of undertaking actions to provide relief from the great economic distress that was caused ....

Author: Tushar Sharma   |  Subject: Banking | Date: 02 Apr 2021 |  (Articles by Students)

Comparative Analysis of Law Governing the Arbitration Agreement in India and UK: Recent Developments

The law governing the arbitration has fundamental importance as it determines the applicability, effect and interpretation of the arbitration agreement. Further, such law is entrusted upon by the arbi....

Author: Mohit Paliwal   |  Subject: Arbitration | Date: 02 Apr 2021 |  (Articles by Students)

Regulalatory Framework for Private Equity in India

Private equity investments are one of the most common sources of investment growth for private, unlisted businesses. In India, the private equity sector has made progress by leaps and bounds over the....

Author: Nandini Shenai   |  Subject: Corporate - Company/Partnership | Date: 02 Apr 2021 |  (Articles by Students)

Analysis of Laws Governing Merchant Bankers in Public Issue of Securities

India has experienced vast expansion of corporate entities, post incorporation of 1991 LPG policy by the then government. Funds are an important source of energy for these corporate houses to expand i....

Author: Miheer Jain   |  Subject: Banking | Date: 02 Apr 2021 |  (Articles by Students)

Debating the Collegium System: A Comparative Analysis

The judges’ appointment to the Supreme Court of India (“SC”) and High Courts (“HC”) has been a subject of extensive debates vis-à-vis the role of Executive in these appointments. Recently, the SC laid....

Author: Aaj Sikri and Ayush Lahoti   |  Subject: Constitution | Date: 02 Apr 2021 |  (Articles by Students)
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