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Why Anticipatory Bail
The necessity to grant anticipatory bail arises mainly because sometimes influential persons try to implicate their rivals in false case for the pur...more >>
Rating:   by 2 users
Published by Kapil Chandna on April 23, 2016

Daughters right in Ancestral Property
The first question after the Supreme Court recent ruling in Prakash & Ors v. Phulavati & Ors, rendered on 16th October, 2015 comes to...more >>
Rating:   by 6 users
Published by Kapil Chandna on April 23, 2016

Procedure for Solemnization of Marriage under the Special Marriage Act, 1954
The District Registrars and Sub Registrars are Marriage Officers as per the Act. The Special Marriage Act extends to the whole of India except the sta...more >>
Rating:   by 10 users
Published by Anzar M. A. on January 1, 2014

What is Supreme Court of India Collegium and How it Works?
What is Supreme Court of India Collegium and How it Works?The Collegium of the Supreme Court consists of 5 senior most Judges including the Chief Just...more >>
Rating:   by 63 users
Published by Aditya Dubey on April 2, 2013

Pardoning Power of President and Governor
SUPREME COURT OF INDIA has uphold the sentence of film star Sanjay Dutt to five years imprisonment in 1993 Mumbai Bomb Blast Case.   The p...more >>
Rating:   by 56 users
Published by Aditya Dubey on April 2, 2013

Career opportunities for law school graduates in India
Success of law graduates around the world has caught attention of students. Institutions providing law education in India are also stepping in the gam...more >>
Rating:   by 20 users
Published by Roxy Jones on September 28, 2012

Live-in Relationship
1. Introduction:India a country of cultural values and rituals, ceremonies cannot afford to plunge into western society. But since growing economy and...more >>
Rating:   by 32 users
Published by Sandip Bhosale on June 28, 2012

Strengthening Consumer Protection against Abuse of Intellectual Property Rights
"Consumer is the sole end and purpose of all production; and the interest of the producer ought to be attended to only so far as it may be necessa...more >>
Rating:   by 10 users
Published by Sandip Bhosale on June 28, 2012

Indian Judiciary: Protection of Rights of Children
1. Introduction:The role of the India Judiciary and the scope of judicial interpretation have expanded remarkably in recent times, partly because of t...more >>
Rating:   by 29 users
Published by Sandip Bhosale on June 27, 2012

Good Governance and Fundamental Rights
"Good governance is perhaps the single most important factor in eradicating poverty and promoting development."          &nbs...more >>
Rating:   by 8 users
Published by Sandip Bhosale on June 27, 2012


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