Latest issue of ‘RGNUL Student Law Review’ is now out

TABLE OF CONTENTS

GUEST ARTICLES

The Arbitration and Conciliation (Amendment) Act, 2015: Making India an Arbitration Friendly Seat

Shubham Kaushal & Vijay Purohit ………………………………………………… 1

 

ARTICLES

Enforcing Multilateral Trade Obligations via Umbrella Clauses in Investor-State Arbitration– How Do BITs Fare?

Vishakha Choudhary and Noyanika Batta ………………………………….. 23

 

Scope of MFN Clause in BITs — Changing Paradigms

Mandavi Mehrotra & Aavieral Malik ………………………………………….. 42

 

SHORT NOTE

Adversarial Process Problems: The Need for Mediation as an Alternative Dispute Resolution Mechanism

Anirudh. R …………………………………………………………………………………….. 53

 

CASE COMMENTS

Eros International Media Limited v. Telemax Links India Private Limited — A Step Ahead?

Vidhi K. Tiwari & Suman Shetty …………………………………………………… 63

 

Rick v. Brandsema — Lessons in Family Mediation where Spouse is Mentally Unstable

Mayank Samuel …………………………………………………………………………….. 74

 

 

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