Latest issue of ‘The Indian Journal of Law and Technology [vol 13(2)]’ is now out

CONTENTS

ARTICLES

India’s New IP Policy: A Bare Act?

Shamnad Basheer and Pankhuri Agarwal……………………………………………..77

 

It’s All about Principle: How Patent Trolling, Overbroad Patents, Evergreening, and Patent Shelving Represent a Departure from the Patent Clause and how to Return to the Principle of the Patent Clause

Morgan L. Stringer……………………………………………………………………………….103

 

TRAI Tariff Orders – Effect on Broadcasting Sector

Ameet B. Naik………………………………………………………………………………………..132

 

Zero Rating as the Demon and the Saviour: Rethinking Net Neutrality and Freedom of Expression for the Global South

Smarika Kumar……………………………………………………………………………………..146

 

 

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