Latest issue of ‘International Journal on Consumer Law and Practice’ [vol. 6] is now out

CONTENTS

 

          Impact of RERA 2016 and its Ramifications – A Consumer-Centric Analysis

—Raymond Keng Wan Ng

14         Responsible Borrowing and Lending in U.k.

—Jodi Gardner, Karen Rowlingson & Lindsey Appleyard

29         Consumer Rights in a Democratic System and the Emerging Market in Nigeria

—Nnawulezi Uche Augustus

41         Emaar Mgf Land Ltd. v. Aftab Ssingh: The End of the Line for Consumer Arbitration in India

—Ajar Rab

54         International Legal Framework on Comparative Advertising in European Union, United States and India – A Contemplative Comparative Study

—Ashok R. Patil & Anita A. Patil

74         B2C E-Commerce and Consumer Protection with special reference to India – ADR a best possible solution

—Nandini CP

88         Amended Need For Government Initiated Product Recall in India

—K. Ritika & Akshay Narang

 

 

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