Latest issue of ‘NLSI Review [vol. 29 (2)]’ is now out

CONTENTS

 

121    The Xth NLSIR Symposium on “Regulating E-Commerce in India — A Transcription”

136    Interpretation of Constitutions: A Doctrinal Study

—Arvind P. Datar & Rahul Unnikrishnan

149    Clipping the wings of the prosecution  in a criminal trial – An erroneous  exclusion of ‘mental facts’ from Section 27 of the Indian Evidence Act

—Dhruva Gandhi

 

 

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