Latest issue of ‘Socio-Legal Review [vol. 13(2)]’ is now out

CONTENTS

87      PUBLIC PROSECUTORS, VICTIMS AND THE EXPECTATION GAP: AN ANALYSIS OF INDIAN JURISDICTION

— Anupama Sharma

 

108    BATTERED WOMEN: THE GENDERED NOTION OF DEFENCES AVAILABLE

— Keerthana Medarametla

 

130    AN UNCLEAR EMPIRICISM: A REVIEW OF THE DEATH PENALTY INDIA REPORT

— Kunal Ambasta

 

139    TENUOUS LEGALITY: TENSIONS WITHIN ANTI-TERRORISM LAW IN INDIA

— Manisha Sethi

 

156    RECONCEPTUALISING RAPE IN LAW REFORM

— Shraddha Chaudhary

 

 

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