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Five years have passed since the enactment of the Insolvency and Bankruptcy Code, 2016 (IBC). The code provides for time-bound resolution of insolvency among companies and individuals. The provisions relating to individual insolvency resolution, however, have not yet been operationalised, except...
Earlier this week, the Trinamool Congress government in West Bengal approved the setting up of a Legislative Council in the state. It was a promise made by the party in its election manifesto. West Bengal’s Legislative Council was abolished 50 years ago by a coalition government of Left parties...
The newly elected West Bengal Assembly, with 294 seats, will have fewer political parties than last time, with its legislators representing 3 parties compared to 8 in 2016. In the Tamil Nadu and Kerala Assemblies, it is the opposite. In Tamil Nadu (234 seats), the number of parties represented in...
The central government has repromulgated the ordinance that establishes a commission for air quality management in the National Capital Region, or the Commission for Air Quality Management in National Capital Region and Adjoining Areas Ordinance, 2020 (https://bit.ly/3duZmHW). This raises questions...
The session saw Parliament doing a lot of work. But effective legislatures are measured by their outcomes and not by their output. It is time for the government and Opposition parties to prioritise their legislative responsibilities. Poor planning and check-marking of the law-making process are...