redarrow.gif (48 bytes)Report No. 262 on "The Death Penalty" | Hindi
redarrow.gif (48 bytes)Report No. 261 on "Petshop Rules"
redarrow.gif (48 bytes)Report No. 260 on "Analysis of the 2015 Draft Model Indian Bilateral Investment Treaty"
redarrow.gif (48 bytes)Report No.259 on "Early Childhood Development and Legal Entitlements"
redarrow.gif (48 bytes)Report No.258 on "Prevention of Bribery of Foreign Public Officials and Officials of Public International Organisations - A Study and Proposed Amendments" | Hindi
redarrow.gif (48 bytes)Report No.257 on "Reforms in Guardianship and Custody Laws in India"
redarrow.gif (48 bytes)Report No.256 on Eliminating Discrimination Against Persons Affected by Leprosy | Hindi
redarrow.gif (48 bytes)Report No.255 on Electoral Reforms | Hindi - Part I , Part II
redarrow.gif (48 bytes)Report No.254 on The Prevention of Corruption (Amendment) Bill, 2013 | Hindi
Report_No.253_Commercial_Division_and_Commercial_Appellate_Division_of_High_Courts_and__Commercial_Courts_Bill._2015 | Hindi
redarrow.gif (48 bytes)Report No. 252 on Right of the Hindu Wife to Maintenance | Hindi
redarrow.gif (48 bytes)Report_No.251 on Obsolete Laws - Warrnting immediate Repeal (Fourth Interim) | Hindi
redarrow.gif (48 bytes)Report No. 250 on Obsolete Laws - Warranting immediate Repeal (Third Interim) | Hindi
redarrow.gif (48 bytes).249th Second Interim Report on Obsolete Laws | Hindi
redarrow.gif (48 bytes)248th Interim Report on Obsolete Laws | Hindi
redarrow.gif (48 bytes)Report No. 247 on Indian Succession Act | Hindi
redarrow.gif (48 bytes)Report No. 246 on Amendments to the Arbitration and Conciliation Act, 1996 | Part-II Annexure | Hindi | Supplementary_to_Report_No._246 | Supplementary to Report No. 246 Amendments to Arbitration (Hindi)
redarrow.gif (48 bytes)Report No. 245 on Arrears and Backlog | Hindi
redarrow.gif (48 bytes) 244th Report on Electoral Disqualifications | Hindi
redarrow.gif (48 bytes) 243rd Report on Section 498A IPC | Hindi
redarrow.gif (48 bytes) 242nd Report on Prevention of Interference with the freedom of Matrimonial Alliances (in the name of Honour and Tradition): A suggested Legal Framework | Hindi
redarrow.gif (48 bytes) 241st Report on Passive Euthanasia - A Relook | Hindi
redarrow.gif (48 bytes) 240th Report on Costs in Civil Litigation | Hindi
redarrow.gif (48 bytes) 239th Report on Expeditious Investigation and Trial of Criminal Cases Against
Influential Public Personalities - Submitted to the Supreme Court of India in W P (C) NO. 341/2004,
Virender Kumar Ohri Vs. Union of India & Others
| Hindi
redarrow.gif (48 bytes) 238th Report on Amendment of Section 89 of the Code of Civil Procedure, 1908 and Allied Provisions | Hindi
redarrow.gif (48 bytes) 237th Report on Compounding of (IPC) Offences | Hindi
redarrow.gif (48 bytes) 236th Report on Court-fees in Supreme Court vis-à-vis Corporate Litigation | Hindi
redarrow.gif (48 bytes) 235th Report on Conversion/Reconversion to another religion - mode of proof | Hindi
redarrow.gif (48 bytes) 234th Report on Legal Reforms to Combat Road Accidents | Hindi
redarrow.gif (48 bytes) 233rd Report on Amendment of Code of Criminal Procedure Enabling Restoration of Complaints | Hindi
redarrow.gif (48 bytes) 232nd Report on Retirement Age of Chairpersons and Members of Tribunals – Need for Uniformity | Hindi
redarrow.gif (48 bytes) 231st Report onAmendments in Indian Stamp Act 1899 and Court-Fees Act 1870 permitting different modes of Payment | Hindi
redarrow.gif (48 bytes) 230th Report on Reforms in the Judiciary - Some Suggestions | Hindi
redarrow.gif (48 bytes) 229th Report on Need for division of the Supreme Court into a Constitution Bench at Delhi and Cassation Benches in four regions at Delhi, Chennai/Hyderabad, Kolkata and Mumbai | Hindi
redarrow.gif (48 bytes) 228th Report on Need for Legislation to Regulate Assisted Reproductive Technology Clinics as well as Rights and Obligations of Parties to a Surrogacy | Hindi
redarrow.gif (48 bytes) 227th Report on Preventing Bigamy via Conversion to Islam – A Proposal for giving Statutory Effect to Supreme Court Rulings | Hindi
redarrow.gif (48 bytes)  226th Report on the Inclusion of Acid Attacks as Specific Offences in the Indian Penal Code and a law for Compensation for Victims of Crime | Hindi

redarrow.gif (48 bytes) 225th Report on Amendment of Sections 7, 7A and 7B of Industrial Disputes Act 1947 Making Advocates Eligible to man Labour Courts and Industrial Tribunals | Hindi

redarrow.gif (48 bytes) 224th Report on Amendment of Section 2 of Divorce Act 1869 Enabling Non-domiciled Estranged Christian Wives to seek Divorce | Hindi
redarrow.gif (48 bytes) 223rd Report on Need for Ameliorating the lot of the Have-nots – Supreme Court’s Judgments | Hindi
redarrow.gif (48 bytes) 222nd Report on Need for Justice-dispensation through ADR etc. | Hindi
redarrow.gif (48 bytes) 221st Report on Need for Speedy Justice – Some Suggestions | Hindi
redarrow.gif (48 bytes) 220th Report on Need to fix Maximum Chargeable Court-fees in Subordinate Civil Courts | Hindi
redarrow.gif (48 bytes) 219th Report on Need for Family Law Legislations for Non-resident Indians | Hindi
redarrow.gif (48 bytes) 218th Report on Need to accede to the Hague Convention on the Civil Aspects of International Child Abduction (1980)   | Hindi
redarrow.gif (48 bytes) 217th Report on Irretrievable Breakdown of Marriage - Another Ground for Divorce | Hindi
redarrow.gif (48 bytes) 216th Report on Non-Feasibility of introduction of Hindi as compulsary language in the Supreme Court of India | Hindi