Displaying 1 - 4 of 4
Simran - April 21, 2011
 The last few months saw a number of allegations of corruption in issues such as contracts for the Commonwealth Games, allocation of  2G Spectrum, and the building of the Adarsh housing society.  Professor... Read More
Anirudh - April 20, 2011
A recent case before the Supreme Court has once again highlighted the issue of judicial decisions potentially replacing/ amending legislation enacted by Parliament.  The case importantly pertains to the judiciary’s interpretation of existing... Read More
Kaushiki - April 18, 2011
This article was published in the Indian Express on April 8, 2011 Dodging the Drafts By Kaushiki Sanyal and C.V. Madhukar Social activist, Anna Hazare’s fast unto death for the enactment of a strong Lok Pal Bill has provided an impetus to... Read More
Kaushiki - April 7, 2011
The Lok Pal (anti-corruption body) Bill has generated widespread interest in the past few days. The Bill is an attempt by the government, under massive pressure due to corruption charges, to gain some of its lost ground. However, civil rights... Read More