Latest issue of CNLU Law Journal is now out

TABLE OF CONTENTS

ARTICLES

Dharmic Jurisprudence (Dharmoprudence?) and its Contemporary Relevance

Prof. Dr. A. Lakshminath & Prof. Dr. Mukund Sarda …………………………………………………………………. 1

 

The Paris Accord and Trump Withdrawal

Prof. Komanduri S. Murty & Prof. Dr. A. Lakshminath …………………………………………………………….. 55

 

Intellectual Property in India: the Human Rights Dilemma

Adv. Gaurav Sharma & Dr. Shashikant Hajare …………………………………………………………………………. 70

 

Food Security and Public Distribution System: Response and Policy Initiative Against Hunger in India

Balwinder Singh & Rahul Yadav ……………………………………………………………………………………………….. 80

 

Lifting the Corporate Veil on Shell and Shadow Companies – an Indian Overview

Varun Chopra & Subin Thattamparambil Govindankutty ………………………………………………………… 96

 

Anti Dumping Investigation: A Weapon of Choice or A Shield of Necessity

Sakshat Bansal ………………………………………………………………………………………………………………………. 107

 

Surrogacy (Regulation) Bill 2016- Critical Analysis & Legitimacy and Rights of Unborn Child

Shiren Panjolia & Rowena Colette Dias ………………………………………………………………………………….. 119

 

E-Waste In India: Who Gets The Trash?

Ayushi Sinha & Satya Vrat Yadav ……………………………………………………………………………………………. 133

 

Changing Public Policy for Fostering Competitive Business

Apoorv Ashit & Nitin Pandey ………………………………………………………………………………………………….. 142

 

Criminalisation of Politics: A Maturing Trend in India

Dr. Mayengbam Nandakishwor Singh …………………………………………………………………………………… 156

 

Medical ‘Value’ Tourism Industry in India: An Analysis of the Sector

Anjali Bisht & Meghna P. Sahay ……………………………………………………………………………………………… 166

 

National Health policy: A Step Towards Right to Health

Abhishek Naharia …………………………………………………………………………………………………………………… 185

 

Religious Intolerance and its Impact – a Sociological Study

Shreyashi Jha …………………………………………………………………………………………………………………………. 196

 

Are Ipr and Competition Law in Tussle? : An Interface Between Ipr and Competition Law

Raghvendra Pratap Singh & Vishwanath Pratap Singh ……………………………………………………………. 215

 

Preventing Further Normalisation of “Extrordinary” Ordinance-Making Powers

Shorya Choudhary & John Sebastian ………………………………………………………………………………………. 231

 

Global Jurisprudence: The Rise of a Persuasive Authority

Shridul Gupta ………………………………………………………………………………………………………………………….. 240

 

CASE COMMENTS

Githa Hariharan V. Reserve Bank of India: Impact on Hindu Guardianship Law

Harpreet Singh Gupta ………………………………………………………………………………………,,……………………… 249

 

Case Analysis: Purushottam Dashrath Borate V. State of Maharashtra

Vasundhara Kanoria ………………………………………………………………………………………………………………….. 258

 

NOTE

Haryana’s Drought of Brides and Saga of Exploitation

Priya A. Sondhi and Sarat Chandra Ponnada …………………………………………………………………………….. 263

 

 

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