AchievementsLaw School News

Ms Arnaaz Ameer, a recent graduate of the Gujarat National Law University (GNLU) has been selected for the Schwarzman Scholars program, one of the world’s most prestigious, competitive graduate fellowships, with an acceptance rate of 5%.

The 147 Scholars comprising the cohort of 2020 were selected through a rigorous application process designed to evaluate academic ability, as well as leadership potential and strength of character. The selection process relied on readers from different regions and backgrounds who provided insights to identify the highest level of leadership and academic excellence across the world. Out of the 2,800 applications received, more than 400 semi-finalists were invited to interview in either Beijing, Bangkok, London or New York, and went before panels of distinguished figures comprised of CEOs, former heads of state, university presidents, non-profit executives, journalists and other leaders from around the world.

The Class of 2020 is comprised of 40% of students originating from the United States, 20% from China, and 40% from the rest of the world. This year, the cohort has expanded the diversity of the Schwarzman Scholars network to include a total of 119 universities and 38 countries (up from 94 universities and 29 countries for the Class of 2019).

The cohort was handpicked by a rigorous process of screening applications by a distinguished group of interviewers, including Lionel Barber, Editor of the Financial Times; Brian Mulroney, Former Prime Minister of Canada; Elizabeth Kiss, Warden of The Rhodes Trust; General (Ret.) David Petraeus, Member & Chairman of KKR Global Institute; Shelly Lazarus, Chairman Emeritus of Ogilvy & Mather; David Simon, Lord Simon of Highbury, Former CEO of BP; Cathy Engelbert, CEO of Deloitte; Yi-Shyan Lee, Member of the Singapore Parliament; Lisa Borders, Former President of the WNBA; Jacob Weisberg, Former Editor-in-Chief of Slate Group; and many others.

The extraordinary individuals chosen as Schwarzman Scholars for the batch of 2020, are poised to become future leaders who will help address some of the most pressing global challenges of the 21st century. “Our newest class includes a diverse group of future leaders from around the world. They join a global network of Scholars who have committed themselves to be a force for change, regardless of where their professional or personal passions take them. My hope is that a year in Beijing will inspire and challenge these students in ways they haven’t even imagined. I look forward to seeing how this new class will leave its mark,” said Stephen A. Schwarzman, Co-Founder, Chairman and CEO of Blackstone, and Chairman of Schwarzman Scholars.

All Scholars will study and reside at Schwarzman College, named by Architectural Digest as one of the 9 Best New University Buildings in the World. The LEED Gold, state-of-the-art building at Tsinghua University was designed by Robert A.M. Stern Associates to encourage cross-cultural connections and intellectual exchange. The program is scheduled to commence in August 2019.

Ms Arnaaz Ameer is the first lawyer, and one of the first Indian women to be chosen as a Schwarzman Scholar, since the inception of the program. Having graduated with a Bachelors in Social Work, L.L.B. (Honours) from the Gujarat National Law University, she is the first student from any National Law University in India to be awarded this prestigious scholarship. A lawyer enrolled with the Bar Council of Delhi, she is currently working under Dr Narendra Jadhav, Member of Parliament, as part of the Legislative Assistant to Member of Parliament (LAMP) Fellowship. Arnaaz will complete the LAMP Fellowship in the month of February 2019, subsequent to which she shall join the Schwarzman Scholars program (one-year Master’s degree in Global Affairs at Tsinghua University) in Beijing in the month of August 2019.

About Schwarzman Scholars:

Schwarzman Scholars was inspired by the Rhodes Scholarship and is designed to prepare future global leaders to meet the geopolitical challenges of the 21st century. The vision of Schwarzman Scholars is to bring together the world’s best young minds to explore and understand the economic, political and cultural factors that have contributed to China’s increasing importance as a global power, and to make them more effective as links between China and the rest of the world. Blackstone Chairman, CEO and Co-Founder, Stephen A. Schwarzman, has personally contributed over $100 million to the program and is leading a fundraising campaign to raise an additional $500 million from others to endow the program in perpetuity. Schwarzman Scholars has already raised $578 million towards this $600 million goal. The endowment will support up to 200 Scholars annually from the U.S., China and around the world in earning a one-year Master’s degree in Global Affairs at Tsinghua University in Beijing. Scholars chosen for this highly selective program have demonstrated exemplary leadership qualities and the potential to bridge and understand cultural and political differences. They live in Beijing for a year of study and cultural immersion, attending lectures, travelling, and developing a better understanding of China.

Law School NewsOthers

GNLU is pleased to offer a Certificate Course on “Comparative Criminal Law”, from 7th January to 19th January 2019 at Gujarat National Law University.

This Seven- Day course introduces participants to understand the application of the theory and methodology of comparative law to substantive criminal law and aims to build on a participant’s prior knowledge of a basic course in criminal law by comparing selected principles of the law with those found in Australia, Canada, England, India, New Zealand, Malaysia and Singapore. The Course shall look into the German and the Dutch laws of homicide and attendant defences.

Resource Person:

  • Stanley Yeo, LLB (Hons) (Sing), LLM (Well), LLM, PhD, LLD, Professorial Fellow of Law at the National University of Singapore. 

Prior to that, he served as Professor of Criminal Law at Southern Cross University, New South Wales, Australia. Recipient of Vice-Chancellor’s award for teaching excellence, Professor Yeo’s main teaching and research interests lie in the area of criminal law, especially comparative criminal law. He has taught in Australia, Canada, India, Japan, New Zealand, the UK and Singapore and published extensively in the fields of criminal law and criminal justice. 

Some of his major works include

  • Criminal Defences in Australia (LexisNexis 2005)
  • Criminal Law in Malaysia and Singapore (LexisNexis 2012)
  • Codification, Macaulay and the Indian Penal Code: The Legacies and Modern Challenges of Criminal Law Reform ((ed) Ashgate, 2011)
  • Criminal Law for the 21st Century: A Model Code for Singapore (Academy Publishing 2013)
  • Criminal Law in Myanmar (LexisNexis, 2016)

Last Date for Registration:  03 January 2019 (Limited Seats)

For registration link, course content and schedule, refer Brochure Comparative Criminal Law.

Law School NewsOthers

GNLU is pleased to offer a Five-Day Certificate Course on “Legal Argument and Narrative”, from 7th January to 11th January 2019 at Gujarat National Law University.

Narrative plays a prominent role in the persuasive presentation of facts in common law systems of litigation, but it is also a strong element in legal reasoning and judicial decisions.

This course will examine the role of narrative in the law, consider why narrative is such an effective tool of legal of legal persuasion, and explore advanced techniques of narrative.

The Course has been drafted and would be conducted by Helena Whalen-Bridge, B.A., J.D., LL.M.,Associate Professor at the National University of Singapore Faculty of Law. Recipient of the NUS Teaching Excellence Award, she was seconded to the Center for Transnational Legal Studies in London in 2015 and has developed multiple courses for NUS Law, including Legal Ethics, Comparative Advocacy and Legal Argument & Narrative. Her publications on the topic include,

  • The Connection between Ethics and Legal Narrative (Journal of the Association of Legal Writing Directors),
  • Global Legal Skills (Journal of International Law in Context) and
  • Comparative Legal Analysis (Journal of Legal Education).

She is a founding member of the Law Society of Singapore’s Project Law Help, and she worked with the UNDP Team that translated Lao laws into English.

Last Date for Registration:  05 January 2019 (Limited Seats)

For registration link, course content and schedule, refer Brochure Legal Argument and Narrative.

Conference/Seminars/LecturesLaw School News

Gujarat National Law University,  in collaboration with UNCITRAL,  Regional Center for Asia and the Pacific, towards the celebration of 2018 UNCITRAL Asia Pacific Day is organizing a Symposium on “Artificial Intelligence in the Digital Age: Issues and Challenges” on 15th December 2018 at GNLU.

Resource Person:

  • Shri. Amit Bhardwaj, National Institution for Transforming India, NITI Aayog, Government of India; and
  • Dr. Vipin Aggarwal, Principal at VBA Associates

Date: 15th December, 2018

Time: 10.00 AM to 12:30 PM

Venue: Vitan II, Administrative Building, GNLU

For more details, refer 2018 UNCITRAL ASIA PACIFIC DAY

Law School NewsOthers

GNLU is organizing a Training-Workshop on ‘Professional Legal Ethics’ through ‘Ethics Skills Development (ESD).

Date: 15-16 December, 2018 (Sat & Sunday)

Registration: Email kparameswaran@gnlu.ac.in

Fees: Rs 8000

Participants: Law Firm Partners, Associates, Advocates, Corporate Counsels, Legal Professionals, Academicians

Highlights of this GNLU Training-Workshop:

  • “First-ever” in “Professional Legal Ethics”.
  • Highly innovative as it trains ‘Ethics as Skills’ for Legal Profession.
  • Received international appreciations from Law & Ethics Professors from top law schools of the World, including International Association of Legal Ethics.
  • Skills-based Training & hence involves Activity-Based-Learning like GD, Role Play, Cognitive Reason, Emotional Empathy, Reflective Thought, Mind Map, Two Way Brain etc
  • Fun-filled 2-day refreshing intellectual & value-learning exercises!

GNLU has pioneered this Ethics Skills Development (ESD) to augment the nobility of Indian Legal Profession and the growing Corporate Law Careers.

Registration before 10 December for the Training Program (on 15-16, Dec, 2018, Sat-Sunday).

Contact Dr K. Parameswaran – the creative innovator & trainer of this GNLU Program  at kparameswaran@gnlu.ac.in or Mob: 812-8650-833, 94291-74064 for Registration.

For more details, refer GNLU Professional Legal Ethics Training Workshop by Dr Param (1)

Law School NewsOthers

GNLU Legal Incubation Council organizes 4th National B Plan Competition Exuberance 2019 on February 16, 2019

GUIDELINES OF THE COMPETITION

  • Entries will be judged on the basis of submitted business plan proposals.
  • Business plan can be submitted by an individual or team comprising of maximum 3 team members.
  • Top 10 selected business plan proposers (individual/team) will be invited for presentation.
  • Business Plan to be submitted as per format prescribed in Annexure 1
  • Each business proposal presenters will get maximum 15 minutes for presentation including question answers.

SUBMISSION GUIDELINES

  • Detailed business plan in the prescribed format (as per Annexure 1) should be submitted in soft copy latest by 15 January 2019, 11.59 pm in word document (Max. 10 pages + 3 pages for supporting documents, if any) and Power Point Presentation (Max. 5 slides).
  • Submission to be sent to – glic@gnlu.ac.in

PRIZES

  • 1st Position, Cash prize of Rs. 25,000/-, memento & certificate of appreciation.
  • 2nd Position, Cash prize of Rs. 15,000/-, memento & certificate of appreciation.
  • 3rd Position, Cash prize of Rs. 10,000/-, memento & certificate of appreciation.

INCENTIVES

  • Exceptional business ideas can get opportunity to be incubated and mentored under GNLU Incubation Council (GLIC).

Participation fee (for each team) : Rs. 600/-

For more details, refer Brochure- 4th National B Plan competition (1)

Conference/Seminars/LecturesLaw School News

It gives us immense pleasure to invite you all on behalf of GNLU Competitive Exam Guidance Committee for the “Special Lecture Series Programme on UGC – NET and SET Examination”. This programme is scheduled to be held from 16th – 18th August, 2018.

Why this Program?

Accurate planning is necessary to achieve success in UGC-NET examination. There is a need of proper  guidance and strategy. It is also necessary to have a clear understanding of the syllabus, trends & patterns of questions. Depth study is required from an authentic book in both papers. It is advisable to prepare concise notes for the respective subjects and revise them again and again. This program is going to organize with the view to have a special lecture on a concern subjects. Lectures will be delivered by our highly qualified faculties of GNLU. Apart from this, there will be a discussion on a particular topic of concerned subject. This will help the aspirants to improve and increase their knowledge in a particular subject.

Course Coverage: This programme will focus on the subjects Constitution of India, Public International Law, Jurisprudence, Law of Contracts and Family Law (Paper II). Focus approach will be based on previous years question pattern, current cases/issues on topic concerned. The lecture will be delivered according to the new syllabus designed by UGC-NET of the subject concerned.

Programme Schedule:

Sr. No. Name of Resource Person  Subject  Date Time
1. Dr. Girish R Constitution of India 16/08/2018 5:30-7:30 pm
2. Dr. Ravindra Kumar Singh Law of Contracts 17/08/2018 5:30-7:30 pm
3. Mr. Sushil Goswami Family Law 18/08/2018 9:30-11:30 am
4. Dr. Deesha Khaire Jurisprudence 18/08/2018 11:35-1:35 pm
5. Dr. Udayakumara Ramakrishna B.N. Public International Law 18/08/2018 2:40-4.40 pm

Venue: GNLU Campus

Who can apply?

  • All LL.M qualified or pursuing LL.M students from any of the College or University in India wishing to appear for the UGC- NET or State Eligibility Test.
  • The aspirants who are preparing for civil services exam (who have opted law as their optional subject) and Judiciary exam aspirants are also welcome.

Please Note: Only 50 slots are up for grabs. 

Please register using the Google Doc form.

For any queries please feel free to email us or contact the undersigned.

gcgc@gnlu.ac.in or contact Mr.  Dileep Kumar Singh at   +91-9450464192  or dsingh@gnlu.ac.in

Conference/Seminars/LecturesLaw School News

It gives us immense pleasure in informing you that the Gujarat National Law University, in collaboration with the Institute of Air and Space Law, University of Cologne, Germany (the oldest Air Institute of the world), is organizing the 3rd edition of the GNLU Air and Space Law Academy (GASLA) from 27th August to 2nd September 2018 at Gandhinagar, Gujarat. Inspired by the success of the 1st and 2nd edition, the 3rd edition intends to enhance the dissemination of information and attract participation from across the globe.

About the Academy:  The Academy aims to – acquaint participants with various aspects relating to safety and security of aviation and space activities; enhance understanding amongst the participants of the various principles enshrined in the international instruments meant for regulating air and space law; create awareness amongst participants about recent trends in civil aviation and the militarization and commercialization of outer space; enable the participants to understand the various dispute redressal mechanisms in Air and Space Law and their efficacy; facilitate discourse amongst stakeholders within the industry about practical challenges and the feasibility of implementing regulations and policies in the air space and outer space; familiarize participants with country specific approach with regard to air and space law; and enable participants to appreciate the challenges in developing national aviation and space policy.

Spread over a full week of intensive discussions, lectures etc., the Academy will focus on major themes of contemporary issues in Air and Space Law such as space tourism, space debris, commercial space mining, environmental harm, space exploration, international liability for incidents in space; national space policies; current challenges relating to territorial sovereignty and its extension in air and space; aviation related crimes and aerial terrorism; air accident and incident investigation; regime governing military and civil Airports; case laws on international air law disputes; international financing and leasing in Air and Space Law.

Resource persons for the 3rd edition will be drawn from various aviation and space faring nations of the world including India. The participants will be mainly from Legislative and Regulatory Authorities; Defence Officials; Space Agencies and Organizations; Foreign and Indian Aviation Industry Associations; National Security Authorities; International Organizations; Private and Public Capacity-building Institutions; Faculties; Researchers; and Students from various countries.

Resource Persons:

· Prof. (Dr.) Bimal N. Patel, Director & Professor of Public International Law, Gujarat National Law University, Member, Law Commission of India and Member, National Security Advisory Board

· Dr. Fabio Tronchetti, Zhuoyue Associate Professor/Co-Director Institute of Space Law and Strategy, Beihang University

· Mr. Nitin Sarin, Managing Partner, Sarin & Co.

· Dr. Ranjana Kaul, Partner, Dua Associates.

· Air Marshal R.K. Dhir, PVSM, AVSM, VM, Air Officer Commanding-in-Chief SWAC, Indian Air Force

· Prof. (Dr.) Sandeepa Bhat, Professor of Law, West Bengal National University of Juridical Sciences, Kolkata

· Prof. (Dr.) Stephan Hobe, Director, Institute of Air and Space Law, University of Cologne

· Dr. V. Gopalakrishnan, Policy Analyst, Indian Space Research Organisation

· Mr. Vikrant Pachnanda, Dispute Resolution Counsel & Aviation Attorney, Supreme Court of India

· Prof. (Dr.) Wian Erlank, Professor, Law Faculty, North-West University, Potchefstroom

· Dr. Divya Tyagi, Assistant Professor of Law, Gujarat National Law University

Invitation: India needs highly trained legal professionals in order to enable her to lead the world towards space exploration and its utilization. Similarly, Aviation industry too demands professionals trained in the nuances of Air Law.  GASLA 2018 offers an invaluable opportunity in this regard since both aviation and space industry are poised to play instrumental role in the march of human civilisation towards prosperity. We look forward to your encouraging participation.

For more details, click here.

Click here for the information brochure.

In case of any queries please feel free to contact us at gasla@gnlu.ac.in

 

Conference/Seminars/LecturesLaw School News

Gujarat National Law University, Gandhinagar (GNLU), Gujarat launched incubator, named GNLU Legal Incubation Council (GLIC) as part of our vision towards excellence in imparting quality legal education which aims at institutionalizing mechanism, which could act as support system for entrepreneurs. GLIC is the Nodal agency approved by Industries Commissionerate, Government of Gujarat and Commissioner of Technical Education, Government of Gujarat under the Student Startup and Innovation Policy (SSIP), 2017. For more details visit at  www.glic.gnlu.ac.in. It also gives us immense pleasure to inform you that the GNLU Legal Incubation Council (GLIC) is organising Workshop on Social Entrepreneurship from August 3-4, 2018 at Gandhinagar, Gujarat.

WHY SOCIAL ENTREPRENEURSHIP?

Social Entrepreneurship is an emerging field that offers opportunity to young professionals to create societal/economic value on a sustainable basis. Social entrepreneurs are gaining international attention motivated by the desire for change and to see the world as it can be, not as it is. The field of social entrepreneurship is the fastest growing sector and perhaps the only sector that is creating gainful employment worldwide. Social entrepreneurs’ use entrepreneurship principles to build start-ups that address problems like access to education, affordable housing, micro finance, energy, food wastage, access to health care, rural tourism etc. Thus, Social entrepreneurs play a vital role in national building and towards achieving the United Nations Sustainable Development Goals 2030. This workshop aims to give the participants innovative tools for sustainable change.

PROGRAMME OBJECTIVES

The world as we have created it is a process of our thinking. It cannot be changed without changing our thinking.”

– Albert Einstein

Social Entrepreneurship is the process of pursuing innovative solutions to social problems. Just as business entrepreneurs create and transform whole industry, social entrepreneurs act as the change agents of society, seizing opportunities, while others miss in order to improve systems, invent and disseminate new approaches and advance sustainable solutions that create social value. This workshop from GNLU has been designed with a specific purpose: to identify, nurture and support budding social entrepreneurs across the country and help realize their dreams.  The workshop imparts essential knowledge of how to start one’s own social venture and the various facets that influence  successful  set  up  and  operations.  Academicians  form  prestigious  institutions  and successful entrepreneurs share their experience to provide practical insights.

Syllabus

Ø  Introduction to Social Entrepreneurship

Ø  Opportunity Identification –Generating Ideas

Ø  Developing an Effective Social Business Canvas Model

Ø  Legal Framework for social enterprises

Ø  Government Startup Support Schemes and Opportunities

Workshop activities                                         

Ø  Lectures

Ø  Individual / Group activities

Ø  Testing Entrepreneurial Traits

Ø  Brain Storming Ideas

Ø  Preparing Social Business Canvas Model

Ø  Study of Inspiring Cases of successful social entrepreneurs

WHO CAN APPLY: The workshop is open for students, researchers, academicians and professionals working in NGOs and Corporate sector. Intake is around 50 participants on first come first serve basis and the application  process  would  be  closed  on  receiving  the  first  50  eligible  candidates. Therefore, interested students may kindly apply well in time. Deadline for registration is 31st  July, 2018.

REGISTRATION FEES: GNLU Students – Rs. 300; Others – Rs. 500

The fee is non-refundable. It includes registration charges, workshop kit and lunch. In case, if the participant requires assistance for identifying or booking accommodation at GNLU, feel free to contact workshop coordinator.

HOW TO APPLY: Each applicant has to make the payment of requisite fees by following the link given by choosing the category “Workshop on Social Entrepreneurship” at https://www.onlinesbi.com/prelogin/icollecthome.htm?corpID=627430

Patron-in-chief: Prof (Dr) Bimal N Patel, Director, Gujarat National Law University (GNLU)

Members of Legal Incubation Council

Dr. Viral Pandya, Deputy Dean & Associate Professor of Management, Convener, Legal Incubation Council, GNLU

Dr. Ambati Nageswara Rao, Assistant Professor of Social Work, GNLU

Ms. Heena Goswami, Assistant Professor of Science & Technology, GNLU

Dr. Kalpeshkumar L Gupta, Assistant Professor of Research, Coordinator of Legal Incubation Council

CONTACT DETAILS

Programme Coordinator: Dr. Ambati Nageswara Rao, Assistant Professor of Social Work, Member of Legal Incubation Center, Gujarat National Law University, Mail ID:  anrao@gnlu.ac.in  Ph. No: +91 8128650816 / +91 9898332217

Student Coordinator: Ms. Divisha Agarwal BSW, LL.B Student (3rd Year), GNLU, Mail ID:  divishaagarwal34@gmail.com, Ph No: 7433052537

Law School NewsOthers

We feel immense pleasure to inform you that GNLU Centre for Law & Economics is going to organise a Certificate Course on the Economics of Constitutional Law. The Centre for Law & Economics is a centre of excellence for cutting-age research and training in the discipline of Law & Economics (also referred to as the Economic Analysis of Law). The centre since its inception has organised several certificate courses on Empirical and Qualitative research pertaining to the field of Law & economics. Having had given an exposure to the Chicago Model of Law & Economics, the Centre is now organising a certificate course on another aspect of the subject, i.e., Public Choice Theory. This forms the basis of an Economic Analysis of Constitutional Law.

About the Course: “Would you say the government is run by a few people looking out for themselves or are working for the benefit of everyone?” The economic study of constitutional law elaborates on this very pertinent question, by using public choice theory amongst other economic tools and revisiting classical legal doctrines and along with concepts which currently exist, for a holistic and fruitful understanding of the subject. From democracy and the separation of powers to legislative intent and constitutional review, the course centers around the main concepts and theories of the constitutional and politics from an economics perspective, while making an attempt to answer this question, which is widely debated and there is growing discourse.

Course duration: 27 August 2018 – 31 August 2018

Resource Person:

1. Dr Regis Lanneau, Professor at Public Law Research Centre, FIDES/CNAM/Sciences-Po, Paris Co-director of the Master in Economic Regulation, Co-director of the Master in Management of Norms and Norm Management, University of Paris Ouest Nanterre Defense, France

2. Dr Ranita Nagar, Dean of Research and Publications, Professor of Economics, Gujarat National Law University, Gandhinagar

3. Dr Hiteshkumar Thakkar, Assistant Professor of Economics, Gujarat National Law University, Gandhinagar

Course Fee Structure: 

1. GNLU Participants – Rs 1000
2. Other Participants (Without accommodation) – Rs 1500
3. Other Participants (With Non AC accommodation) – Rs 4000

Registration Process:

Step 1: Payment of Registration Fees.
Payment of the appropriate fees can be made online through the following link.

Click here for Online Payment link.

Step 2: Fill up the following registration form.

After making the payment, please fill up the given form with the Payment Receipt number.

Click here for the Registration Form link.

Deadline: 1 August 2018 (or till seats are available)

For any queries please do not hesitate to shoot us a mail at cle@gnlu.ac.in. You may also contact Bedanta Chakraborty (+91 9727961507).

For more details please find the required brochure.

Experts CornerGUVNL - GNLU

Sustainable development of the electricity sector is important. Electricity supply must be compatible with health, nature and the environment. Environmental impact is a growing concern. Electricity generation gives rise to greenhouse gas emissi­ons. This makes it one of the principal causes of climate change. The twenty-first session of the Conference of the Parties (COP) serving as the meeting of the parties to the Kyoto Protocol (CMP11) took place from 30-11-2015 to 11-12-2015, in Paris, France. On 12-12-2015, the Conference of the Parties (COP) to the United Nations Framework Convention on Climate Change (UN-FCCC) adopted the Paris Agreement by decision 1/CP.21. The agreement presents a balanced outcome with an action plan to limit global warming “well below” 2°C. The COP invited parties to communicate their first nationally determined contribution (NDC). India ratified its contribution on 2-10-2016. India’s NDC inter alia includes a commitment to achieve about 40 per cent cumulative electric power installed capacity from non-fossil fuel based energy resources by 2030 with the help of transfer of technology and low cost international finance including from Green Climate Fund (GCF). Owing to the agreement, India has to reduce its carbon emission intensity i.e. the emission per unit of GDP, by 33-35% from what it was in 2005, by 2030. The aim is to produce 40% of the total electricity from sources other than fossil fuels. This would mean India will have to shift significantly from coal-based power generation to renewable energy sources.

Attitude to coal

India’s electricity sector is dominated by an over-reliance on coal-fired power generation. The coal burned to generate electricity produces carbon dioxide which contributes to the accumulation of greenhouse gases in the earth’s atmosphere and is a major source of anthropogenic global warming and climate change. Main emissions from coal-based thermal power plants are CO2, NOx, SOx, and air-borne inorganic particles such as fly ash, carbonaceous material (soot), suspended particulate matter (SPM), and other trace gas species.

The combustion process of the pulverised coal in the boiler is a complicated non-linear phenomenon. Emissions from thermal power plants are influenced by many factors. CO2 and SO2 emissions are affected by the chemical composition particularly carbon and sulfur content of coal. The pollutants emitted from thermal power plants depend largely upon the characteristics of the fuel burned, temperature of the furnace, actual air used, and any additional devices to control the emissions.

India does not have even a single ultra-supercritical (USC) power plant, classified as high-efficiency, low emissions technology (HELE) power plants by the international coal industry lobby group. The coal-fired power plants in India largely use older, more polluting technologies. On the contrary, India has committed itself with new emissions limits. In October 2017, it was reported that 89% of India’s entire thermal generation fleet is in breach of the pending emissions limits. At present, the control devices used in thermal power plants in India is electrostatic precipitator (ESP) to control the emission of fly ash (SPM). Clean energy target which allowed coal in the mix has not served the desired objective.

There is a need to modernise India’s thermal power plants and reduce the coal usage per unit of electricity generation (kg/kWh). Modernisation with a reduction in coal usage (kg/kWh) will help in reducing the national emissions. In the Indian scenario, an ash tax can be considered the best policy instrument along with an emission tax to induce the power plants to adopt the cost-efficient technology.

India has to move toward emissions control in line with the world’s best practice. Use of modern USC technology could justify the construction and investment in new coal-fired power plants in India. Coal-based power generation has the potential for mitigation by the implementation of Clean Development Mechanism (CDM) projects, which includes clean coal technologies. Integrated Gasification Combined Cycle (IGCC) is an advanced technology that represents the cleanest of currently available coal technology for higher efficiency and lower emissions. Circulating fluidised bed technology has been overtaking other combustion technologies. The development has allowed achievement of higher efficiency levels while reducing emissions and increasing fuel flexibility, which is the key element for environmental conditions.

India’s draft National Electricity Plan (NEP), released in December 2016, covers the next two five-year periods to 2027, and concludes that beyond the half-built plants already under construction, India does not require any new coal-fired power stations over this period.

Role of nuclear power

The role of nuclear power (NP) in a strategy for cleaner production and sustainable development is that nuclear energy does not release carbon dioxide and is cleaner. Moreover, it has lower greenhouse emissions. Fission-based nuclear power has historically been one of the largest contributors of carbon-free electricity. Their potential to contribute to power sector decarbonisation is significant. A big problem is cost. The construction of large nuclear power plants requires a lot of money to ensure safety and reliability. Public acceptance also remains an obstacle to development. However, NP could replace coal-fueled power stations as they age and are phased out as well as adding new generating capacity at least until carbon sequestration proves economical on a large scale. Cap and trade for CO2 emissions, a carbon tax, or required CO2 sequestration could all help make conversions of coal-fired plants to NP commercially attractive. Continuing technology progress is achieved in nuclear energy systems through evolutionary approaches.

Renewable electricity supply

In India solar power is starting to displace coal as an energy source. India has among the best conditions in the world to capture and use solar energy. The Government is setting ambitious targets for enhancing wind and solar power by 2022. Solar and wind are gaining market share because they are cost competitive. It is predicted that renewable energy would deliver 40% of India’s energy supply by 2030, enabling strong economic growth whilst lowering India’s carbon emissions. In July 2017, India regained the mantle, at least temporarily, of having world’s biggest single site solar plant, with 1 GW commissioned in Kurnool in Andhra Pradesh. Adani Green Energy has signed a MoU with the Rajasthan State Government for the development of a single industrial park with land and grid capacity for 10 GW of solar projects. By the end of 2018, this industrial park is expected to have more than 2 GW of solar operational, making it the largest solar project under development in the world.

India’s draft national energy policy looks at the country’s energy needs through 2040, based on a report and roadmap released in July 2017 by NITI Aayog, the Indian Government’s in-house think tank. That report focuses on renewable energy and clean cooking coverage by 2022. Government of India has announced an exceptionally ambitious plan to double installed capacity over the coming decade and to do so primarily through an accelerated deployment of renewable energy.

Harnessing renewable energy such as wind and solar is an appropriate first consideration in sustainable development, because apart from constructing the plant, there is no depletion of mineral resources and no direct air or water pollution. But harnessing these “free” sources cannot be the only option. Renewable sources notably the wind and solar are diffuse, intermittent, and unreliable by nature of their occurrence. These sources are not intrinsically suited to meet the demand for continuous, reliable supply of electricity on a large scale.

Hydro additions

Hydropower is often considered a source of renewable electricity because its fuel, water, is constantly replenished by nature. Although capacity has steadily increased, the contribution of hydropower to Indian power generation has been on a declining trend in recent decades, from close to 40% in 1980 to 12% in 2013. To tap into this potential, hydropower projects need to overcome a set of challenges notably extended timelines to procure all the necessary approvals, especially environmental permits, difficulties with land acquisition, public opposition and obtaining long-term finance.

Little is known about emissions from water storage reservoirs. But understanding has evolved rapidly. Researchers initially thought shallow reservoirs were the largest emitters because their stored water was more prone to heating up, which could fuel greenhouse gas production. But studies suggest that the latitude and depth of water are not leading factors. Instead, “biological activities” in a reservoir such as decaying vegetation and nutrient runoff from watersheds upstream are more important indicators of greenhouse gas emissions. Hydroelectricity is not a clean source of power as is often considered. Even though it is a renewable source of energy, the greenhouse gas side of the picture must be kept in mind when making planning and policy decisions.

Geothermal power potential

Increasing environmental problems with coal-based projects; India has to rely on clean and eco-friendly energy sources one of which could be geothermal. This is underused heat and power resource that is clean and emits little or no greenhouse gases. It can be used very effectively in both on and off-grid developments and is especially useful in rural electrification schemes. India has a reasonably good potential for geothermal yet geothermal power projects has not been exploited at all. Mile or more deep wells can be drilled into underground reservoirs to tap steam and very hot water that drive turbines that drive electricity generators. It may be flashed steam, dry steam and binary or hybrid power plants. There are also varieties of engineering techniques used to artificially create hydrothermal resources that can be used to generate electricity. Geological, geochemical, shallow geophysical and shallow drilling data has revealed that India has about 10,000 MWe of geothermal power potential that can be harnessed for various purposes.

Indian surface cover rocks ranging in age from more than 4500 million years. The rocks comprise of Archean, Proterozoic, the marine and continental Palaeozoic, Mesozoic, Tertiary, Quaternary, etc. Geological Survey of India has identified more than 300 hot spring locations. The surface temperature of the hot springs ranges from 35°C to as much as 98°C. Different orogenic regions are — Himalayan geothermal province, Naga-Lushai geothermal province, Andaman-Nicobar Islands geothermal province and non-orogenic regions are — Cambay graben, Son-Narmada-Tapi graben, west coast, Damodar valley, Mahanadi valley, Godavari valley, etc. Geothermal power plants use a renewable resource that is not susceptible to price fluctuations. Geothermal power is the most sustainable option.

Epilogue

The existing electricity supply system is largely based on fossil fuels and nuclear energy is not compatible with sustainable development. In order to meet the two-degree climate target, there is a need to reduce greenhouse gas emissions from electricity generation to virtually zero. Without massive expansion of renewable energy sources, it will not be possible to achieve the two-degree target for limiting global warming. Sustainable development brings better living conditions to a growing world population, greater use of energy; electricity, in particular will be demanded. The electric power industry, therefore, needs a well-balanced combination of energy sources through the appropriate inclusion of appropriate technologies for power generation systems, based on a proper assessment of these power sources in terms of supply stability, economic efficiency and environmental protection. Until a suitable alternative capable of meeting the growing demand for electricity is developed, the vast majority of future electricity demand will need to be met by conventional fuels.

 

* Harsha Rajwanshi is Assistant Professor of Law, Gujarat National Law University & Faculty Advisor to GUVNL-GNLU Research Fellowship on Energy Law and Policy.

Book releasesNews

CONTENTS

       Analysing The Insider Trading Regulations, 2015

— Paridhi Poddar

 

17      Offshore Tax Evasion: With Special Reference To India

— Prof. (Dr.) A.S. Dalal Manoj Kumar

 

31     Death Penalty Under Criminal Justice System: International And National Scenario With Special Reference To

   India

— Dr. (Mrs.) Jyoti Rattan

 

53      Analysis Of Pragmatic Measures To End Death Penalty In India

— Siddiqui Saima Jarrar Alam

 

69      Insider Trading Regulation 2015

— Shubham Aparajita & Rishee Rhudra

 

89      Small Banks In India

 — Akshi Narula

 

109    Insider Trading Regulations in India: A Comparative and Critical Analysis of SEBI’s 2015 PIT Regulations

— Prasad, Ganesh, and Sanjay Khan

 

 

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Book releasesNews

CONTENTS

When Trade Meets Patents Law Refilling Empty Cartridges with Unreconciled Doctrines

Shubha Ghosh ……………………………………………………………………………….. 1

 

Whom to Refer: Conflict of Jurisdictions between RTAs and WTO Dispute Settlement System Mechanisms

Bipin Kumar ……………………………………………………………………………………. 17

 

The Local Working: Experiences of Developing Countries after the TRIPS Agreement

Bandita Sengupta …………………………………………………………………………… 45

 

Doha Development Agenda and India’s Position in Global Economic System: A Dire Forecast

Anusmita Chanda & Satyendra Mani Tripathi ………………………………… 56

 

A Comparative Study of Substantive Provisions Governing Merger Enquiry in India and USA

Shreya Srivastava …………………………………………………………………………… 68

 

 

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Law School NewsOthers

GNLU is hosting the third edition of its Model United Nations Conference from 6th to 8th April, 2018. In both of our previous editions in 2016 and 2017, our conference was set apart from other MUNs in the circuit by virtue of panel discussions organised in collaboration with UNICEF on the themes of Youth Participation in Governance, and Breaking Barriers to Gender Equality respectively. Participation was observed from experts from the field of academic as well as the social sector – our own Director, Prof. (Dr.) Bimal N. Patel included. The sessions were moderated by Ms. Sonia Singh, Editor-in-Chief, NDTV, in 2016, and Ms. Rishika Baruah, Special Correspondent for The Quint, in 2017.

Keeping in mind that the event seeks to engage a young high-achieving demographic with global challenges and their possible solutions, we are hosting a panel discussion in collaboration with UNICEF on the theme of “Migrating from Problems to Solutions: Rights of Migrant Women and Children”. The moderator for the discussion is Ms. Aarti Tikoo Singh, Senior Assistant Editor with the Times of India.

List for the Panelist 

Mr. Raghav Avasthi

Ms. Niha Masih

Ms. Rana Ayyub

Mr. Sudarshan Ramabadran

Ms. Veena Bandyopadhyay

Date: 6th April 2018

Time: 1:30 pm to 4:00 pm

Venue: AURA, Gujarat National Law University

We cordially invite you to attend this event and be a part of an intellectually enriching experience.

Conference/Seminars/LecturesLaw School News

The two-day International Conference on Banking & Finance 2018 took place at Gujarat National Law University, Gandhinagar on March 17 and March 18, 2018. The conference had Six Technical Sessions and hosted various eminent academics and industry professionals as resource persons. The conference was attended by around 150 participants (20 resource persons, 70 authors and 60 delegates).

Major themes of this conference were issues involving  Global Banks, New International Regional and Multilateral Banks, BASEL Norms, Recognition of Non-Performing Assets (NPAs) in Indian Banks, Recapitalization of Indian PSU Banks, Restructuring and Consolidation in the Banking Sector, Reforms in the Banking System, International Opportunities for Indian Banks, Need for Legal Reforms in the Banking Sector, Global Financial Crisis, Global Financial Integration and Disintegration, Global Mergers and Acquisitions, Cyber Threats in International Financial System, Major International Financial Centres (IFCs), Global Competitiveness Indices and Green Financing.

The last day of the event was marked by the presence of  Dr. Rajiv Kumar, Vice Chairperson, NITI Aayog, Shri Ashish Chauhan, MD & CEO, BSE and Dr. Bimal Patel (Director, GNLU). Dr. Rajiv Kumar discussed in detail, a) the current state of banking sector, b) various steps taken by the government for implementation of banking reforms, c) steps taken for formalisation and financial inclusion in the market and; d) the future way forward for the banking sector. With respect to the current state of the banking sector, he opined that it requires a deep and thorough analysis as to how we can improve risk assessing and risk clearing mechanism of the sector.

Highlighting on the point of banking reforms, he discussed on various targets set up by the govt. such as, availability of banking services within 5 km of every village, a mobile app for locating banking outlets, along with which major recapitalisation scheme as adopted by the govt. He further supported the implementation of the Nayak Committee report. For the purpose of formalisation in the market, he highlighted upon demonetisation, implementation of the Goods and Services Tax, Insolvency and Bankruptcy Code, Jan Dhan Yojana and Mudra Scheme. Further talking about the way forward for the sector, he supported the move of digitalisation and advised GPS tag on secured assets, restructuring of PSBs for the purpose of consolidation and need for more specialised banks.

Shri Ashish Chauhan discussed on how finance is not appreciated and is considered as a subsidiary activity even though it is like the blood that gives oxygen to every cell and the same way finance contributes to the economy of not only the nation but also the whole world. He focused on the two frameworks of Financing, i.e. the Market and the Concept of Banking. He said that both are important legs and need to be equally strong for the rise of the economy. He condemned the financial market for not accepting the need of reforms. He said that the lack of reforms have led to a crisis, which now needs to be resolved and looked with a larger perspective. He focused on the need to raise funds through markets and take decisions with the perspective of near future. He laid emphasis on the need to have a tertiary market that will build a strong nexus for a Secondary market, making the Primary market strong. He wants the households from the middle-income group to invest in these tertiary markets as a risk-free instrument. This will also reduce the trade revenue system cost. He wants India not to be a follower and improve the capital formation with the help of modern technologies and modern change in the markets. He focuses on the non-linear economy where it will need little capital investment and great returns and growth in the economy. He said that the next 40 years will create such wealth through market that has not been created in the past 1000 years. He also said that if a proper structure and system is created for banking system, there will be no need for too much reliance on outside capital. For a stronger capital formation from the market side, he focused on giving confidence to the householders to confirm that their money will be returned and managed with all regulations. Lastly, he praised GIFT City and said that it will play a role for India that Hong Kong has played for China and it will give a huge growth to India in the next 10-20 years and raise a wealth of $10 trillion.

AchievementsLaw School News

59th Philip C. Jessup International Law Moot Court Competition, 2018  

Gayathree Devi K.T. (Batch 2013-2018), Shikhar Maniar (Batch 2015-2020), Tejas Rao (Batch 2015-2020), Vaishali Movva (Batch 2013-2018) and Vishakha Choudhary (Batch 2013-2018) won the Indian National Qualifying Rounds of the 59th Philip C. Jessup International Law Moot Court Competition, 2018 held at Amity Law School, Noida on February 08-11, 2018.

16th Red Cross International Humanitarian Law Moot
GNLU team comprising of Naman Lohiya (Batch 2015-2020), Raghav Bhargava (Batch 2016-2021) and Samira Mathias (Batch 2015-2020) won the 16th Red Cross International Humanitarian Law Moot, held in Hong Kong from March 7th to March 10th, 2018. The team won the Best Prosecution Memorial award as well as the Second Best Defense Memorial award.

4th edition of the DSNLU-CCI Competition Law Moot Court Competition, 2018 

Devarsh Kotak (Batch 2015-2020) and Mishthi Dubey (Batch 2014-2019) won the 4th edition of the DSNLU-CCI Competition Law Moot Court Competition, 2018 held at Damodaram Sanjivayya National Law University, Visakhapatnam on February 23-25, 2018.

1st NILS Business and Human Rights Moot Court Competition

Indira Satish (Batch 2016-2021), Megha Saha (Batch 2016-2021) and Shaurya Aditya Singh (Batch 2016-2021) won the World Rounds for the 1st NILS Business and Human Rights Moot Court Competition held at Middlesex University, London on February 09-11, 2018.

Conference/Seminars/LecturesLaw School News

Dr Urjit Patel, Governor, Reserve Bank of India, inaugurating the Centre for Law and Economics and as a prelude to the GNLU Conference on Banking and Finance (which was held on 17-18 March 2018) delivered special lecture on “Banking Regulatory Powers should be Ownership Neutral”.

The Governor highlighted some fundamental issues that exist in the regulation of banks, in particular public sector banks (PSBs). The Governor highlighted the observation made by the IMF and the World Bank on 2017 Financial Sector Assessment Program (FSAP), “however, the FSAP for India laments at several points the fact that the Reserve Bank’s regulatory powers over banks are not neutral to bank ownership.”

While elaborating on the topic of Banking Regulatory Powers in India are NOT Ownership Neutral, he highlighted that in case of banks, three potential powerful mechanisms could induct discipline against frauds, namely, investigative/vigilance/legal deterrence; market discipline and regulatory discipline.

He argued that from the RBI’s standpoint, legislative changes to the Banking Regulation Act that make our banking regulatory powers fully ownership neutral – not piecemeal, but fully – is a minimum requirement. It might also be the most readily feasible of these options. The Governor mentioned that “we at the Reserve Bank of India also feel the anger, hurt and pain at the banking sector frauds and irregularities.”

In conclusion, he stated that “I see what we have undertaken for cleaning up the credit culture of the country – in particular, the comprehensive regulatory overhaul announced by the Reserve Bank on February 12th for prompt recognition and resolution of NPAs at banks – as the Mandara mount or the churning rod in the Amrit Manthan or the Samudra Manthan of the modern day Indian economy. Until the churn is complete and the nectar of stability safely secured for the country’s future, someone must consume the poison that emanates along the way. If we need to face the brickbats and be the Neelakantha consuming this poison, we will do so as our duty; we will persist with our endeavours and get better with each trial and tribulation along the way. I do wish more promoters and banks, individually – or collectively through their industry bodies, would reconsider being on the side of Devas rather than Asuras in this Amrit Manthan”.

Suggesting the course of action, the Governor ended his lecture by stating that “The owner of our public sector banks – the government –which has provided the IBC, the related ordinances and the bank recapitalisation package to get the churn going, might consider  making  further,  equally  important  contributions  by:  1.  Making  banking regulatory powers neutral to bank ownership and leveling the playing field between public sector and private sector banks; and, 2. Informing itself about what do with the public sector banking system going forward as part of optimising over the best use of scarce national fiscal resources. It is an open issue  whether centralised  government control alone can be effective enough at designing and implementing governance of banking franchise comprising over 2/3rds of the sector’s deposits and assets. It would be better instead to restore regulatory and market discipline. These, and other structural reforms to the banking sector, would enable India to grow sustainably at respectable rates”.

GNLU hosted the International Banking and Finance Conference on 17 and 18 March, 2018  which addressed  Global  Banks,  New  International  Regional  and Multilateral Banks, BASEL Norms, recognition of Non-Performing Assets (NPAs) in Indian Banks, Recapitalization of Indian PSU Banks, Restructuring and Consolidation in the  Banking Sector, Reforms  in  the  Banking System, International  Opportunities for Indian Banks, Need for Legal Reforms in the Banking Sector, Global Financial Crisis, Global Financial Integration and Disintegration, Global Mergers and Acquisitions, Cyber Threats in International Financial System, Major International Financial Centres (IFCs), Global Competitiveness Indices and Green Financing. Dr Rajiv Kumar, Vice-Chair, NITI Aayog; Shri Shaktikanta Das, Member, 15th  Finance Commission, Dr J. N. Singh, Chief Secretary, Gujarat Government; Professor Errol D’Souza, Director, IIM-Ahmedabad; Dr Mukulita Vijaywargiya, Whole-Time Member, Insolvency  and  Bankruptcy  Board  of  India  (IBBI)  among  others  addressed  the Conference.

For more information, please contact Professor Ranita Nagar, Director Centre for Law and Economics, GNLU (email:  rnagar@gnlu.ac.in/ mobile: 812 866 3923).

Click HERE for Dr Urjit Patel’s speech.

Law School NewsOthers

With a mission to promote arbitration as a most time efficient and cost-effective dispute resolution mechanism, Gujarat National Law University is launching an initiative to provide its infrastructure facility free, initially for one year. With the unleashing of economic and financial reforms, the ease of doing business requires excellent centres of dispute resolution, arbitration being the most preferred one.

GNLU, as an academic partner to the Nation’s Development vision, can provide an excellent arbitration facility to the Indian and foreign business and financial houses/parties and arbitrators.

The assistance will include cost-free infrastructure, inter alia,

  • arbitration hall(s),
  • video/skype facilities,
  • parties break-out rooms,
  • access to online databases and reports (Lloyds’ Reports, Kluwer Arbitration Online, World Bank database, Hein Online, Westlaw Online, among other).

In addition, GNLU faculty/research/training and administrative staff, to the maximum extent possible, will assist in rendering arbitration registry services. GNLU alumni and currently enrolled students too can provide research, drafting, administrative, coordination assistance to parties and arbitrators.

GNLU has excellent VIP residential facilities including suits, double-occupancy and single occupancy rooms for the arbitrators and staff of parties, to be availed at highly reasonable charges.

Located in a green-beautiful surrounding, the Arbitration Facility is just 20 minutes away from airport, 30 minutes from the Gujarat High Court and main business chambers and offices, 5 minutes from GIFT-IFSC and 10 minutes from Government and Public Sector Undertaking offices.

For more information, please contact Dr Joshua Aston, Assistant Professor and OSD to Director (email: jaston@gnlu.ac.in/Mobile: 85 111 88724).

Law School NewsOthers

According to press release by GNLU two new endowment chairs have been established at the University. Under the GNLU-Navinchandra Desai Law Foundation Chair, GNLU will see a partnership with the larger legal fraternity and a progressive move towards skill development of lawyers and legal aspirants. Under the Chair, GNLU will provide assistance to lawyers and students to develop their skills and to continue legal research and publish research works and undertake internship in inter-governmental organisations. It will provide monthly stipend of INR 10,000 for a period of one year every year to a graduating student based on merits and selection process. It will provide financial assistance of INR 50,000 to a student to pursue research internship in an inter-governmental organization such as the United Nations etc. every year. It will contribute to promotion of Gujarat Law Journal and conduct public lectures and seminars by inviting scholars, judges and lawyers and such other activities as decided upon by the Chair Committee.