New Issue of Journal of Indian Law and Society (JILS) — Volume 7 Published

Contents

Foreword ………………………………………………………………………… ix

Editorial Note: The Language of Migration ………………………….. xiii

Articles

The status of Cryo preserved Embryos in Divorce Proceedings

Anandhapadmanabhan Vijayakumar and Athira Palangat ………… 1

 

Compoundability of Offences: Tracing the shift in the priorities of criminal justice

Chirayu Jain ……………………………………………………………….. 20

 

For A Set of Fundamental Economic Rights in India

Prabhat Patnaik …………………………………………………………… 38

 

Human Rights Theory and Sustainable Development

Pritam Baruah …………………………………………………………….. 50

Book Review

Discretion, Discrimination and the Rule of Law: Reforming Rape Sentencing in India

Abhinav Sekhri ……………………………………………………………. 67

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The Supreme Court Collegium stated that every individual is entitled to maintain their own dignity and individuality, based on sexual orientation. Senior Advocate Kirpal’s openness about his orientation goes to his credit and rejecting his candidature on this ground would be contrary to the constitutional principles laid down by the Supreme Court.

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One comment

  • This book is interesting and give great knowledge about Indian Law and Society. Its articles are good to see. Great news for book lovers.

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