: judiciary
Displaying 1 - 2 of 2
Joyita - सितंबर 27, 2013
In light of the decision of the union cabinet to promulgate an Ordinance to uphold provisions of the Representation of People Act, 1951, this blog examines the Ordinance making power of the Executive in India.  The Ordinance allows legislators... अधिक पढ़े
Anirudh - अप्रैल 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... अधिक पढ़े