Latest issue of ‘KIIT Student Law Review’ [vol 5] is now out

CONTENTS

Articles

1        Not a High Court, but High Cost? – A discourse on high cost in international commercial arbitration today

—Steve K. Ngo

25      Challenges in Insolvency Resolution Process under Insolvency and Bankruptcy Code, 2016

—Ketan Mukhija

30      A classic case of inflexibility concerning exemption under the SEBI Takeover Code

—Rohini Nair

33      RERA- A Leeway of Amelioration

—Aakash Laad and Sristi Gupta

49      Spectre of Benami Transactions in a Parallel Black Economy

—Kartik Chamadia

62      Application of the Essential Facilities Doctorine in Indian Antitrust Regime: From Implication to Expansion

—Ashish Jain

70      Promoting Investment: Governance of Properties with RERA and Benami Law

—Malvikka Arya and Rishabh Manocha

 

 

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