Articles by PRS Team - November, 2013

A decision to disqualify chargesheeted candidates could also affect sitting legislators. The Supreme Court is examining a PIL filed by the Public Interest Foundation on the criminalisation of politics. The PIL asks that persons charged with serious criminal offences...
The Joint Parliamentary Committee (JPC) that was looking into various aspects of allocation and pricing of telecom licenses and spectrum presented its report last month.  Usually, the reports of Parliamentary committees are adopted with unanimous support, and...