Latest issue of ‘NLS Business Law Review’ is now out

CONTENTS

ARTICLES

Alternative Investment Funds in India: Unlocking Sophisticated Investment

Sai Krishna Bharathan and Ganesh Rao ………………………………………………… 1

 

An Overview of Contract Labour Related Laws in India

Manishi Pathak ……………………………………………………………………………………… 20

 

Rethinking the (Limited) Responsibility of Multinational Enterprises

Régis Bismuth …………………………………………………………………………………………. 37

 

A Critical Analysis of the Relationship between Corporate Ownership and Governance

Pratiek Sparsh Samantara and Kemi Gupta …………………………………………. 55

 

Restructuring Corporate Debt: Assessing the Efficacy of Contractual Approaches vis-à-vis The Statutory

Jessamine Therese Mathew ……………………………………………………………………. 72

 

Engaging with the World: An Analysis of India’s Trade Policy in the Wake of the Belt and Road Initiative

James J. Nedumpara and Archana Subramanian ………………………………… 109

 

Resolution of Distressed Financial Institutions: An Overview of Recent Reforms in India

Debanshu Mukherjee and Aditya Ayachit …………………………………………….. 129

 

 

Subscribe online at www.ebcwebstore.com or access the articles on www.scconline.com

Join the discussion

Your email address will not be published. Required fields are marked *