Conference/Seminars/LecturesLaw School News

ABOUT THE CONFERENCE: Amity Law School, Gurugram proudly announces its two-day International Conference on “Legal Dimensions of Infrastructure, Growth and Development” which aims to provide a platform and bring together students, practitioners, academicians, researchers, media persons and other stakeholders to put forward their research and develop a better understanding on a wide range of sub-themes.

CONCEPT NOTE: Infrastructure Sector plays a pivotal role in the economic liberalization and revolutionary growth of countries across the globe. It is not only the key driver but is also highly responsible for propelling overall development.

Conceptually, Infrastructure is a heterogeneous term, including physical infrastructure, economic infrastructure as well as social infrastructure owing to which it has been put into an intense focus of the government policies. The assertiveness of the government to achieve the best is evident from its committed efforts in this direction.

The legal framework within which the Infrastructure Sector operates has witnessed major reforms brought forth with the aim of achieving planned and consistent economic development. There has been a gradual shift from a controlled to an open market economy where private players including foreign investors have assumed an imminent role. The Conference thus endeavours to provide an interdisciplinary platform to present and discuss the most recent innovations, trends, and concerns as well as practical challenges encountered and prospective solutions that can be adopted.

THEME: Legal Dimensions of Infrastructure, Growth and Development 2018

SUB-THEMES:

Theme 1: Urban Infrastructure Development and Infrastructure Laws in India:

* Land Acquisition and Infrastructure Development.

* Real Estate Laws, Protection of buyer’s rights and Environmental Regulation.

* Role of Courts in Infrastructural Development Projects.

* Infrastructure Dispute Resolution: Speedy Adjudication through Alternate Dispute Resolution.

* Role of Centre and State in policy formulation vis-à-vis Infrastructure Development.

Theme 2: Infrastructural Development and Economic Growth:

* Law, Policy and Reforms in relation to Development of Transport Industries.

* Legal and Regulatory framework governing the Telecommunication Industry.

* Energy Laws and Development of Renewable Energy Resources.

* Role of Public-Private Partnership in Infrastructure Projects.

* Economic growth through Infrastructure Development in Health Care and Education Sector.

CALL FOR PAPERS: We cordially invite Articles and Research Papers on the Theme and Sub-Themes from academicians, researchers, advocates, students pursuing law or any other academic degree as well as stakeholders in this sector to contribute towards shaping the International Conference by their submissions.

All submitted Conference Papers would be peer-reviewed by Review Committee and the selected Papers would be published in a UGC Indexed Law Journal.

REGISTRATION GUIDELINES:

The participants are required to fill the Pre-Registration Form before sending the Abstract. Click Here To Register for Abstract Submission

* Each participant should register individually.

* After selection of Abstract, participants have to fill the Registration Form (to be provided after selection) and send a scanned copy of the same to AUH at aicild2018@gmail.com.

* The registration shall be confirmed and communicated only after the receipt of the scanned copy of the duly filled Registration Form along with the payment of the Registration Fee.

* The softcopy of Registration Form and Paper should be submitted to aicild2018@gmail.com. The subject of the e-mail must be “Submission for International Conference.”

SUBMISSION GUIDELINES:

* The language for the Paper and Conference shall be English.

* Co-authorship is allowed, subject to a limit of two Authors.

* In the case of Co-authorship, both the Authors are required to register individually.

* The maximum word limit for the Abstract is 300 words.

* The Full Paper should not exceed 5000 words.

* Author(s), Name(s), University/Organization, Paper Title, E-mail ID, Mobile Number must be clearly stated on the cover page.

* Relevant Keywords are to be mentioned in Abstracts.

* All the Papers are subject to strict plagiarism check and any unattributed work is liable to be rejected.

IMPORTANT DATES:

1. Last Date for Submission of Abstract – 30 September 2018

2. Notification of Selection of Abstracts – 05 October 2018

3. Last Date for Registration – 15 October 2018

4. Submission of Full Paper – 30 October 2018

5. Date of Conference – 16– 17 November 2018

REGISTRATION FEE:

* For Academicians, Researchers, Advocates etc. (Without Accommodation): Rs 3000

* For Academicians, Researchers, Advocates etc. (With Accommodation): Rs 3500

* For Students (With Accommodation): Rs 3000

* For Students (Without Accommodation): Rs 2500

* Foreign Nationals: For Academicians, Researchers, Advocates etc. $100 (USD)

* Foreign Nationals: Students: $70 (USD)

* Hostel Accommodation inside the campus is compulsory for the Foreign National Students and the same will be given to National Students on first come first serve basis.

VENUE: Amity Law School, Amity University, Haryana.

Contact details: Email ID: aicild2018@gmail.com

Faculty Convener: Mr Pranshul Pathak: 9717791230

Student Convener: Ayushi Yadav: 9958227359

Harshal Handa: 8588869108

Student Co-Convener: Manmay Mridul: 9560774877

Conference/Seminars/LecturesLaw School News

Society for the Advancement of Animal and Environmental Welfare, Friends Beyond Species (National Law University Odisha, Cuttack) will be hosting the first of its kind conference in collaboration with Humane Society International India on Animal and Environmental Welfare with specific emphasis on Wildlife Conservation and Emerging Trends on 25th – 26th September, 2018.

As a pioneering venture the Journal for Animal and Environmental Welfare (JAELW) will also be launched at the aforementioned event publishing the shortlisted research papers. In pursuance of this the Society for the Advancement of Animal and Environmental Welfare (NLUO) hereby invites your valued contributions for the 1st Issue of the mentioned journal in the form of research papers.

Theme: Wildlife Conservation and Sustainability

Sub-themes

  1. Human-wildlife interactions: Does conservation lead to conflict?
  2. Community Conservation: A critical tool for wildlife protection
  3. Environmental Entrepreneurship as a tool for livelihood of local communities and conservation
  4. Illegal Wildlife Trade: Technology enables policing and traceability
  5. Role of citizen science in wildlife management
  6. Institutional governance and legal requirements for co-existence
  7. Live elephant trade in India: Legal and Illegal
  8. Use of social science in wildlife conservation
  9. Zoo: Wildlife Conservation or Violation of Animal Rights
  10. Wildlife Crimes and Law: International Accords and Treaties
  11. National Policy and Legal Framework to curb wildlife trade
  12. Tourism Industry, Environment and Wildlife – Impact and Legal Challenges

Important Dates

  • Last date for Abstract submission: 20th August, 2018
  • Intimation to authors (short listing of abstracts): 23rd August, 2018
  • Last date for payment of registration fee: 1st September, 2018
  • Last date for final paper submission: 16 September, 2018; 23:59 hours

Submission Guidelines: Submissions may be in the form of Articles (3,500-6,000 words).

The word count is exclusive of footnotes. The body of the manuscript should be in Times New Roman, size 12 with 1.5 spacing.

The footnotes should be in Times New Roman, size 10 with single spacing. Submissions must conform to the OSCOLA format of citation and include a 250 word abstract that briefly summarises the paper.

The last date for submission of abstract is 20th August, 2018

The last date for submission of complete paper is 15th September, 2018.

Submissions are to be e-mailed tocaew@nluo.ac.in with the subject heading ‘Volume I – JAELW Submission’.

The e-mail should indicate which sub-theme the paper is intended for. Further, it should also contain the name of the author, qualifications, title of the manuscript and contact information.

Please note that no information that could identify the author should be included in the manuscript. Co-authorship is allowed.

Registration fee and details

For Students (Single Author) – Rs 700; Co-authorship – Rs 1200

For Academicians/Professionals (Single Author) – Rs 1000; Co-authorship – Rs 1500

Candidates who only want to attend the conference, can get themselves registered by sending a mail at caew@nluo.ac.in along with some essential details (Name, University’s Name, Contact details) latest by 23 August 2018 (23:59 hours) Registration Fee (for candidates who only want to attend the conference)- Rs 400

Accommodation: Rs 500 per day/per head

Mode of Payment will be conveyed to the participants after the shortlisting of abstracts is done.

Contact: For submissions and/or queries, write to us at: caew@nluo.ac.in.

  • Meghna Lal (Convener): 9406955452
  • Ayushi Hatwal (Co-convener): 8763276308
Click HERE for Information Brochure.

Conference/Seminars/LecturesLaw School News

Under the aegis of Institute of Law, Nirma University, the Centre for Human Rights Law organised the Seventh Edition of its Annual Flagship Event, National Students Conference on “International Humanitarian and Refugee Laws” in association with the International Committee of Red Cross (ICRC) and United Nations High Commissioner for Refugees (UNHCR) on 8th August, 2018.

The Chief Guest of the function was Mr. Manoj Kumar, Director- Indian Law Institute and Guest of Honor was Prof. Nagendra Singh, Professor Emeritus, Maharshi Law School. There were around 37 universities that participated in paper presentation process. Many esteemed personalities chaired three technical sessions of the event. The winners were handed over prizes with a vote of thanks by Student Coordinator to all the participants imparting such deep thoughts through reflection of their papers on issues like women, LGBT and refugees.

Call For PapersLaw School News

About the Conference: The Centre for Corporate Governance [hereinafter “CCG”] alongside the Journal on Corporate Law and Governance [hereinafter “JCLG”] of National Law University Jodhpur is organizing a National Conference on Corporate Law and Governance [hereinafter “Conference”]. This Conference will be organized from 15th September, 2018 to 16th September, 2018 in collaboration with the National Foundation for Corporate Governance, a division of the Ministry of Corporate Affairs (MCA).

The Conference seeks to analyze and understand the nature of the current state of affairs of Corporate Governance in India. Further, it is an extended effort to provide a national and international forum for debate on the comparative, analytical aspects and issues surrounding Corporate Governance in India.

Structure of the Conference: The Conference shall feature panel discussions and speeches by eminent practitioners, academicians, policy makers and business executives in corporate law. Each panel discussion will be followed by an interactive session with the participants of the conference. In addition to this, paper presentations will also be held at the Conference.

Theme: The main theme of the Conference is ‘The Changing Regime in Indian Corporate Governance’.

Sub-Themes:

1. Resolving cross-border insolvency.

2. Loopholes in the auditing process in the wake of the aftermath of the Satyam Fiasco.

3. Implications of the Kotak Committee Report on Corporate Governance in India.

4. Resolution of Stressed assets: Is RBI taking the right steps to address the ever increasing problem of stressed assets in India?

5. Effect of the Insolvency & Bankruptcy Code: Resolution over Liquidation & working of the Insolvency & Bankruptcy Code and emerging trends.

6. Role of Corporate Governance in addressing the issue of growing Non Performing Assets.

7. Emerging trends in Mergers & Acquisitions in India.

8. Analysing the Insider Trading Regulations, 2015 in light of SEBI expanding the scope of “connected persons”.

The above areas of law and sub-themes are indicative in nature. The participants are free to choose an inter-disciplinary topic involving one or more of the above areas of law or sub-themes, provided that it fits within the broad theme of the Conference.

Important Dates

* Deadline for Registration (for both, participants as well as paper presenters): August 17, 2018.

* Deadline for Submission of papers: August 26, 2018.

Eligibility: The Centre invites academicians, practitioners and students of law pursuing their LL.B. (Hons.)/ LL.B./ LL.M. from any recognized university to register as a participant or to submit research papers for paper presentations to be held at the conference.

Guidelines for Registration (for both, participants as well as paper presenters)

* Any eligible academician, practitioner and student of law can register to be a participant of the conference.

* Interested participants are requested to send a fully filled Registration form to journal.governance@gmail.com with the subject as “[Name of the Applicant] –Registration for Conference.”

* The University will provide accommodation to every participant of the Conference.

Guidelines for Paper Presentations

Apart from participation in the Conference, we also welcome submissions from students, academicians, researchers and legal practitioners on any of the themes mentioned above.

* The Conference shall have paper presentations (including articles, notes and comments) that shall be selected after a blind review procedure to be conducted by the Editorial Board of the JCLG.

* The presenters will present their papers before a panel of experts who shall adjudge the paper presentations.

* The participants may adopt any suitable means for presenting the papers including audio-visual aids, PowerPoint presentations etc.

* Authors whose papers are selected for presentation in the Conference shall be required to pay an amount of INR 1000 for single author entries and INR 1500 for co-authored entries. [Also refer to the section “Registration Fee and Details” below for further details]

* The University will provide accommodation to all the authors who are selected to present their papers at the Conference.

Submission Guidelines: Please note that the submissions must conform to the following requirements:

* Authors are requested to send an electronic version of their manuscripts in .doc or .docx format to journal.governance@gmail.com with the subject as “Submission- [Name of Author] – Submission for Conference.”

* The acceptable length of Articles is between 5000-8000 words, and of Notes and Comments is between 3000-5000 words, including footnotes.

* All submissions must include an abstract of not more than 300 words, explaining the main idea, objective of the article and the conclusions drawn from it.

* The Article should be in Garamond, font size 13, 1.5 line Spacing and 1 inch margins on each side. Footnotes should be in font size 10 and with single line spacing.

* The authors should conform to the Harvard Bluebook (20th edition) system of citation. The relevant sources should be duly acknowledged through footnotes.

* Authors should provide their contact details, designation and institutional affiliation only in the covering letter for the submission. The authors are to refrain from mentioning their details in the submission itself considering the evaluation of the submission is subject to a blind review. Each submission may have up to two authors.

* The submission must be the original work of the authors. Any form of plagiarism will lead to direct rejection.

* Authors of the shortlisted submissions will be intimated regarding the review process.

* The decision of the Editorial Board in this regard shall be final.

Awards

* All participants will be issued a Certificate of Participation by the Centre for Corporate Governance, NLU Jodhpur.

* The paper presenters at the Conference will be issued a Certificate of Participation and a Certificate of Presentation of Research Paper by the Centre for Corporate Governance, NLU Jodhpur.

* Three best research papers will stand a chance of getting their research paper published in the upcoming issue of the Journal on Corporate Law and Governance subject to editorial review of the Editorial Board.

* The three best presenters will also be awarded exciting cash prices. Details will follow soon.

Registration Fee and Details: The registration fee, including the accommodation, is as follows:

Students:

* For Paper Presenters (whose papers are selected): INR 1000 (single author entries) and INR 1500 (co-authored entries)

* For Participants: INR 1200 per head

Professionals:

* For Paper Presenters (whose papers are selected): INR 1000 (single author entries) and INR 1500 (co-authored entries)

* For Participants: INR 2400 per head

The registration fee may be deposited through online fee deposit link (only) available on the National Law University- Jodhpur website. The following is the link to the website- http://www.nlujodhpur.ac.in/index-main.php. For the ‘Payment Category’ option, click on ‘Other Payments’ and then proceed further. It is mandatory for all participants to mention “NLUJ-NFCG Conference on Corporate Law and Governance’ as ‘Purpose of Payment’.

All participants (including both, delegates as well as paper presenters) are directed to send the .pdf file of the receipt upon payment to journal.governance@gmail.com along with the completed registration form.

Contact Information

1. Adithyan Sreekumar, Editor-in-Chief, JCLG: +91-7073856161 | adithyan15@gmail.com

2. Anushka Kadiresan, Senior Content Editor, JCLG: +91-9602509059 | anushka.kadiresan@gmail.com

3. Nupur Sharon Nag, Managing Editor, JCLG: +91-9928036354 | nupurnag28@gmail.com

Important Links

Guidelines: Click here

Facebook Page: Click here

Registration Form: Click here

Conference/Seminars/LecturesLaw School News

The Centre for Advanced Research and Training in Arbitration Law (CARTAL) at National Law University, Jodhpur (India) undertakes study and research in the theory and practice of arbitration through the organisation of workshops, guest lectures and conferences. CARTAL is organising the third edition of the annual international arbitration Conference on the theme “Winds of Change: Securing Harmony in Arbitral Practice” at the National Law University, Jodhpur on 29-30 September, 2018. The conference is institutionally supported by ICC, HKIAC, AFIA, MCIA, CiArb, AAA, ICDR, AIAC, VIAC, UNCCI, Bar Association of India, and Society of Indian Law Firms.
The report of the second edition of the Conference held in 2017 can be found here.

Participation: Participation in the third edition of the Conference is open to students of the second, third, fourth and fifth year of the five-year undergraduate law degree and second and final year of the three-year law degree.

Registration Fee: Early bird registration fee of Rs. 1250 per participant is applicable for candidates registering till July 31, 2018. Following this, registration fee of Rs. 1750 will be applicable per participant. This fee covers participants’ accommodation and meals for the duration of the Conference.
On successful participation, students will be provided with a participation certificate. All interested students must pre-register here.
The deadline to register is August 31, 2018.
Upon preliminary registration, the organizers, subject to availability of seats, shall share the complete registration details and modalities of payment of the registration fee.

Contact: Please feel free to contact our Registration Heads: Ananya Bajpai at 9953291964 or Charulatha Jagadish at 8971252295 or email us at editor.cartal@gmail.com in case of any queries.