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Legal education and legal profession
Legal education should aim at promoting 'Justice' rather than just resolve disputes and improve relationship. The study of law in order to be meaningf...more >>
Rating:   by 6 users
Published by Law Student on April 20, 2010

Right to Information Act (RTI)
The Right to Information Act was established to make the government accountable for its work by empowering citizens to demand information regarding it...more >>
Rating:   by 4 users
Published by Law Student on December 4, 2011

Good Governance and Fundamental Rights
"Good governance is perhaps the single most important factor in eradicating poverty and promoting development."          &nbs...more >>
Rating:   by 7 users
Published by Sandip Bhosale on June 27, 2012

Bar council of india against including law in higher education commission bill
The Bar Council of India expressed its disparity on Centre’s move to introduce the National Commission of Higher Education and Research Bill, on the g...more >>
Rating:   by 1 user
Published by Law Student on May 18, 2010

CLAT 2011 to focus on testing the legal aptitude
If you are planning to crack the Common Law Admission Test (CLAT) next year, don't mug up static general knowledge like history, geography and politic...more >>
Rating:   by 3 users
Published by Law Student on December 31, 2010

Trademark registration in India
What is a Trademark?A TRADEMARK is a word, phrase, symbol or design, or combination of words, phrases, symbols or designs are used in the course of tr...more >>
Rating:   by 8 users
Published by Law Student on February 1, 2012

Maintenance of parents and senior citizens
The Maintenance and Welfare of Parents and Senior Citizens Act, 2007 was enacted by the Indian Parliament with an intention to provide effective provi...more >>
Rating:   by 7 users
Published by Mento Issac on June 27, 2011

What are NBFCs?
With many fly by night finance companies raking in moolah at the cost of innocent investors offering them dream interest rates for their deposits, it ...more >>
Rating:   by 3 users
Published by Mento Issac on June 11, 2011

How to make a valid gift?
Gift is a very common mode of transfer in case of immovable as well as movable properties. Section 122 of the Transfer Of property Act defines a Gift ...more >>
Rating:   by 4 users
Published by Mento Issac on August 27, 2011

Bar council of india plans to initiate qualifying bar examination from august-september 2010 onwards
The Bar Council of India has signed an ordinance making it compulsory for aspiring lawyers to go through an Entrance Test before practicing it. The mo...more >>
Rating:   by 5 users
Published by Law Student on May 15, 2010


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