Become a Citizen Journalist at Vakilno1.com

Posted By VakilNo1 On Wednesday, June 19th, 2013 With 2 Comments

Vakilno1.com gives you the opportunity to make your voice heard by thousands. You can raise concern on Laws in India, write about corruption in your locality or propose amendments/policy changes through Citizen Journalist News Stories at Vakilno1.com

We make sure that your stories receive maximum number of readers through our website portal. Vakilno1.com is one of the oldest Website on Indian Law and has a huge fan following on popular social networks like Facebook and Google Plus

Submit your articles to Vakilno1.com  – We promise to post it after moderating.Also please note that we don’t publish any offensive material. The decision of Vakilno1.com Editorial Team (if an article has to be published or not) is final.

You can write articles on anything related to Indian Laws, its Legal System, Corruption in Government and Private Sector and also on the Legal Profession .

Your Brief Bio will be published below the Article.

In order to contribute an article , you’d need to fill up the form given below

Note: While we will run basic quality check on all the submitted articles, there may be some lapses. If you notice any copyright violation or any other serious lapses in any article published on vakilno1.com, please alert us by sending a mail

Displaying 14 Comments
Have Your Say
  1. raj says:

    Good site to get all legal information at one place.

  2. trishna roy says:

    this hyper links caters the need for the law students and academicians specifically who wants work in the field of creative writing in relation to law

  3. Cabinet meets and decides on issue of an ordinance, and send the same to the president for proclamation.
    The president, if he decides to make the proclamation under the powers vested in him does so after due consideration.
    Now that, an ordinance is awaiting his consideration, can the government/prime minister withdraw it?
    I feel it is the prerogative of the president to decide on the fate of the recommendation of the cabinet.
    I think it is disrespectful to the president to withdraw the recommendation on the issue of the ordinance,
    Let me makes myself very clear in very simple terms. Now the recommendation is resting in the “in” tray of the president for consideration. Nobody has the power to go and take it away from the “in” tray until the president after due consideration disposes it to the “out” tray.
    This is the constitutional matter and not just political. People need to know the answer from well informed legal brains.

  4. I am interested in becoming a citizen journalist.I have filled up the form several times and uploaded the article and my photograph. But I have not succeeded. Hence I have placed my article in ” Have your say” on October2,2013 at 11:55 am. The same is repeated here for your consideration.
    “Cabinet meets and decides on issue of an ordinance, and send the same to the president for proclamation.
    The president, if he decides to make the proclamation under the powers vested in him does so after due consideration.
    Now that, an ordinance is awaiting his consideration, can the government/prime minister withdraw it?
    I feel it is the prerogative of the president to decide on the fate of the recommendation of the cabinet.
    I think it is disrespectful to the president to withdraw the recommendation on the issue of the ordinance,
    Let me makes myself very clear in very simple terms. Now the recommendation is resting in the “in” tray of the president for consideration. Nobody has the power to go and take it away from the “in” tray until the president after due consideration disposes it to the “out” tray.
    This is the constitutional matter and not just political. People need to know the answer from well informed legal brains.”

  5. is it the right move on telangana issue by the congress as for law? if it is right it may not the democracy what we reading constitution and what we are talking in society. please give us your opinions as per your professional knowledge.
    your civilian

  6. narender says:

    yes ,it is the right time for congress party to pass a bill in the parliament for the formation of telangana.the draft bill which was sent by the president to the assembly for for discussion but not for voting of the bill. as per the constitution once a draft bill was prepared by the union Govt the same must be presented before the parliament the majority of the members of parliament was voted in favour the same was sent to president ,after signing the president it becomes an act.At present for passing the telangana bill the UPA,BJP and other regional parties majority is enough to pass the bill

  7. Amit kumar kamlesh says:

    This site Vakil no 1 is a friend Legal advisor,Institute and all over its a teacher for me.

    thanks

  8. C T SHAJI says:

    This site is user friendly and authoritative

  9. UDAY says:

    A good site to gather some additional knowledge, as well.

  10. I am interested in posting regular articles here.

  11. I feel very much to enter in citizen journalist.It is very benifitable web site to all leagal society.

  12. This site Vakil no 1 is a friend Legal advisor,Institute and all over its a teacher for me.

  13. A good site to gather some additional knowledge, as well.

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