Latest issue of ‘NLSI Review’ is now out

CONTENTS

1        WHAT WOULD AN AMBEDKARITE JURISPRUDENCE LOOK LIKE?

— Aravind Narain

 

21      PROPERTY, TITLE AND DEBT IN SALE OF GOODS

— M.G. Bridge

 

34      LIBERALISATION OF INDIAN AVIATION MARKET: THE WAY FORWARD

— Ramya Sankaran

 

48      COMPARING THE COMPETITION LAW REGIMES OF THE UNITED STATES AND INDIA

— Richard J. Pierce, Jr.

 

70      CONSUMER INTERNET STANDARD FORM CONTRACTS IN INDIA: A PROPOSAL

— Robert A. Hillman

 

86      PENAL CODE DEFENCES: LESSONS FROM SRI LANKA

— Stanley Yeo

 

 

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