Latest issue of RMLNLU Law Journal on ‘Communication, Media, Entertainment and Technology’ [vol 3] is now out

Table of Contents

Censorship in the Contemporary Digital Era: Manhandling of Literature by Law

Devershi Mishra and Komal Khare……………………………………1

Mass Digitalisation: Solution to United States

Durga Agarwal……………………………………………………………12

Regulation of Concentrated Media Ownership: An Essential Step to Preserve Free Speech

Saksham Ojha?…………………………………………………………..19

‘Right To Be Forgotten’, In the Case of Google Spain Sl, Google Inc. v Agencia Española De Protección De Datos, Mario Costeja González

Karmanya Dev Sharma………………………………………………..26

Creation and Management of University Industry Collaborations in South Asia

Sumit Sonkar and Parineet Kaur…………………………………….37

Cinematography & Copyright: Exclusive Rights of the Producer Versus Recognition for Key Artists

Supreet Gill Sidhu and Naina Khanna………………………………51

The Dirty Picture – The Prevalence of Piracy in Film Industry

Kartikey Gupta…………………………………………………………..75

The Legality of The Internet Shutdown Under Section 144 of Code of Criminal Procedure

Lovish Garg………………………………………………………………95

Media’s Freedom of Speech and Expression and Independent Functionaries Dichotomy: The Fourth Pillar Put to Democratic Test

Himanshu Rathee & Mehul Rathee………………………………..109

 

 

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