: civil liability for nuclear damage bill
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Tonusree - December 18, 2010
In recent public discourse over lobbying, two issues that have underscored the debate are: Greater transparency in the policymaking process, and Equality of access for all stakeholders in engaging with the process. There is a need to... Read More
Anirudh - May 25, 2010
The Civil Liability for Nuclear Damage Bill, 2010 was introduced in the Lok Sabha on may 7, 2010.  The following is PRS’s summary of the Bill (The Bill summary and the Bill along with related media articles can also be accessed on the PRS... Read More
Avinash - March 17, 2010
Because of the interest in the Women’s Reservation Bill and the Civil Liability for Nuclear Damage Bill, we’ve received a number of queries about the process by which a bill becomes an Act. We have a more comprehensive primer on the subject, but... Read More