Conference/Seminars/LecturesLaw School News

Prof Prabhat Patnaik will be giving a talk on “Capitalism and Petty Production”, in which he will also talk about Demonetization and GST.

Date and Time: August 4 (Saturday), 11.30 a.m. – 1.30 p.m.

Venue: SAARC LAW Centre

Speaker’s Bio: Prof Prabhat Patnaik is an Indian Economist and political commentator. He joined the Faculty of Economics and Politics of the University of Cambridge, UK in 1969 and was elected a fellow of Clare College, Cambridge. In 1974 he returned to India as an associate professor at the Centre for Economic Studies and Planning (CESP) at the Jawaharlal Nehru University (JNU), New Delhi. He became a professor at the Centre in 1983 and taught there till his retirement in 2010. At the time of retirement, he held the Sukhamoy Chakravarty Chair in Planning and Development at CESP.

He passed his B.A. with Economics Honours from St. Stephen’s College, Delhi. He went to Oxford University in 1966 on a Rhodes Scholarship and studied at Balliol College and later at Nuffield College. He obtained his B.Phil and his D.Phil. degrees from Oxford University.

His specialization is macroeconomics and political economy, areas in which he has written a number of books and articles. His books include Time, Inflation and Growth (1988), Economics and Egalitarianism (1990), Whatever Happened to Imperialism and Other Essays (1995), Accumulation and Stability Under Capitalism (1997), The Retreat to Unfreedom (2003), The Value of Money (2008) and Re-envisioning Socialism (2011). He is the editor of the journal Social Scientist.

He served as the vice-chairman of the Kerala State Planning Board from June 2006 to May 2011. He was part of a four-member High-power Task Force of the United Nations (U.N.) to recommend reform measures for the Global Financial System, which was chaired by Joseph Stiglitz and was set up as a response to the Global Financial Crisis of 2007-08.

Conference/Seminars/LecturesLaw School News

Prof. Upendra Baxi will be delivering a lecture on the title ‘Towards Constitutional Renaissance’ on 4th August 2018 in SAARC Law Centre. Prof. Baxi intends to examine the phrase ‘constitutional renaissance’ which has been used in the recent SCI judgment on the governance arrangements in Delhi. He will discuss his idea of ‘demosprudence’ as a method of constitutional interpretation.

Speaker: Prof. Upendra Baxi 
Topic: ‘Towards Constitutional Renaissance’
Date: August 4, 2018 (Saturday)
Time: 5:30 pm – 7:30 pm
Venue: M.K. Nambyar SAARCLAW Centre

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NALSAR University of Law held its 16th annual convocation on Saturday. The Convocation ceremony was graced by Honorable Governor of Telangana State Shri. E.S.L Narsimhan as Chief Guest. Honorable Justice Thottathil B. Radha Krishnan, Chief Justice of High Court of Judicature at Hyderabad for the state of Telangana and the State of Andhra Pradesh, who is also the Chancellor of NALSAR University of Law, presided over the convocation and conferred the degrees on the successful students.
Shri A. Indra Karan Reddy, Hon’ble Minister for Housing, Law and Endowments, Government of Telangana, Honorable Justice S.S.M Quadri and Hon’ble Justice P. Venkatarama Reddi, former Judges of Supreme Court of India graced the occasion as guests of honor.
Prof. Faizan Mustafa, the Vice-Chancellor of University said that NALSAR has been assigned ‘A’ grade status and stood top among the National Law Universities in the country in the NAAC & UGC rankings.
“The law is very strong against the weak and very weak against the strong” said Governor while delivering Convocation address. Hon’ble Governor, Shri. E.S.L Narsimhan in his Convocation address appreciated the wonderful achievements of the University. Quoting from Mahabharatha, “he said that whatever creates conflict is adharma and whatever creates harmony is dharma. He said that concept of justice is static, but its interpretation should be dynamic.” And quoting Dr. B. R. Ambedkar, he said that law and order is medicine for body politic and when body politic gets sick, medicine should be administered. He expressed the view that as judiciary plays important role in the administration of justice, it should keep in the mind the larger interests of society while adjudicating on human rights and climate change. “Constitutional morality and rule of law, maintenance of stability are more important than that of others”. “NALSAR should take up legal education for common man and we should not depend entirely on the practitioners of law”, he said.
During the Ceremony, Degrees and Diplomas were conferred on 409 students by the Chancellor of the university, Justice Thottathil B. Radha Krishnan, Chief Justice of High Court of Judicature at Hyderabad for the State of Telangana and the State of Andhra Pradesh.
On this occasion, Aishwarya Deb and Nithish. R. Daniel from LL.M and D. Dhruva Aditya from MBA secured gold medals. The highlight of the ceremony was that Ms. Tanvi Tuhina of BA LLB (Hon) bagged as many as eleven gold medals for her outstanding performance. Similarly, Shubhra Tripathy and Karan Gupta of BA LLB (Hon) got six gold medals each.
Conference/Seminars/LecturesLaw School News

The Centre for Corporate and Tax Law, NALSAR is pleased to inform that they will be conducting a workshop on International Taxation by Mr. Meyya Nagappan, Leader, Taxation of Digital Economy at Nishith Desai Associates (Mumbai) on 26th and 27th July 2018, for which certificate of attendance shall be issued.

Mr. Meyya Nagappan was a Pemanda Monappa Scholar at Cambridge University, graduating with a Masters of Law, where he specialized in International Taxation. He is also a NALSAR alumnus. He has advised some of the biggest tech companies on tax and structuring issues. Prior to joining Nishith Desai Associates, he worked in the Chambers of Mr. Mohan Parasan, former Solicitor General of India. He also leads the GST practice at NDA.

The workshop will not only deal with the technical aspects of international tax, but will also provide insights on different career paths within tax law (in the private as well as government sector), and qualifications required for the same.

Please note that the timings will be intimated in due course.

Details of the topics to be covered in each session

Date Sessions Practice Area Aspects to be covered
26th July, 2018  

Session 1

 

Tax Policy

a. Equalization levy

b. Indirect transfer

c. Value creation in international taxation

d. Discussion on career prospects in both private and Government sector.

Session 2 Tax Advisory/ Tax Structuring

a. GAAR

b. Indirect transfer (case study: Vodafone case)

c. Should Central Government pay taxes under the Income Tax Act, 1961?

d. FEMA

e. FDI

f. Discussion on career prospects in both private and Government sector.

27th July, 2018 Session 3 Tax Litigation

a. Difference between private and Government practice

b. GST rulings

c. Discussion on career prospects in both private and Government sector.

Session 4 Moral decision making in tax practice

Importance of morality to social relations, and how such morality influences laws/rules created to govern society. In particular, how various philosophic and economic schools of thought influence decision making in taxation.

This will be discussed from different perspectives, such as decision-making by Judges or authorities seeking to tax transactions, or by businesses and advisors trying to minimize tax impact.

Conference/Seminars/LecturesLaw School News

Dr. Usha Ramanathan will be delivering a guest lecture on the 25th of July (Wednesday) at 5:30 p.m. at the M.K Nambyar SAARC Law Centre as part of NALSAR Public Policy Lecture Series.

Dr. Ramanathan is an independent lawyer and researcher. A research fellow at the Centre for the Study of Developing Societies, she teaches environmental law, labor law and consumer law at the Indian Law Institute and is a regular guest professor at many universities across the world. She is a member of Amnesty International’s Advisory Panel on Economic, Social and Cultural Rights and has been called upon by the World Health Organisation as an expert on mental health on various occasions. She has devoted her attention to a number of specific issues such as the Bhopal gas disaster, the Narmada valley dams or slum eviction in Delhi, and the UIDAI project.
Dr. Ramanathan will be speaking on the recent UID litigation along with delving into the legality of the project. The discussion will be based on questions that plague the project and the veil of silence enveloping the answers. An eight-part piece that she wrote on the UID Aadhar Card project can be accessed here. Her writings on the same published by The Wire can be accessed here.

AchievementsLaw School News

Mooting:

1. The team comprising Avaneendra Khare, Manjushree RM, Oorvi Mehta, Maitreyee Dixit, Saher Naqvi and Arpan Banerjee have won the national rounds for the ICC Moot Court Competition, 2018.

2. The team comprising of Rohil Deshpande, Aparajita Kaul, Sughosh Joshi, Sayan Bhattacharya and Tanvi Apte finished as finalists at the XI edition of NLS-Trilegal International Arbitration Moot.

3. The team comprising of Aryan Shastri, Tushar Oberoy and Yash Bhagwat finished as Semi Finalists at the Jagran Lakecity University Moot Court Competition, 2018.

4. The team comprising of Anirudh Singh, Rohan Singh and Utkarsh Roy finished as Semi Finalists at the Xth NUJS Herbert Smith Freehills Corporate Law Moot.

5. The team comprising of Ankita Gupta, Madhura Karanth, Ridhi Shetty finished as Runners-Up at the HSIU NLS Animal PIL Moot Court Competition 2018.

ADR:

1. Lakshana R finished as the runner-up (mediator) at IV RMLNLU Mediation Competition 2018.

2. Nilav Banerjee (Batch of 2019) and Yash Karunakaran (Batch of 2020) finished as semi finalists in the National Rounds of the Brown Mosten Client Consultation Competition.

3. Sachith Kapoor & Dwiti Subhash Goyal won the award for Best Interaction with Mediator as client and counsel and Shreyashi Himja won the award for Best Acknowledgement of Emotionally/Culturally Sensitive Moment as mediator at Intercessionis: Ilsca-Pact Mediation Competition 2018.

4. Adwait and Shagun both from the batch of 2019  finished as semi finalists in the client-counsel category in the SLCU Mediation and Negotiation Competition.

5. Kushal Garg and Adwait Adalatwale from the 2019 batch finished as semi-finalists at the CPR ADR International Mediation Competition 2018 in Sao Paulo.

Conference/Seminars/LecturesLaw School News

Centre for Management Studies, NALSAR University of Law, Hyderabad organized the Leadership Summit – Led by Women at Hotel Park Hyatt, Banjara Hills, Hyderabad on March 17th, 2018. The event, celebrating the evolving leadership of women in diverse roles in the contemporary society has received tremendous response from distinguished participants and dignitaries.

Smt. K Kavitha, Hon’ble Member of Parliament, Nizamabad District, Telangana State was the Chief Guest and delivered an inspiring speech on “Celebrating Women as Champions of Change”. She encouraged young women to speak up for their rights as well as against the social evils they encounter. She passionately addressed issues of security for women, domestic violence and the need for clean drinking water that the government is working on. Ms. Sagarika Ghose, Consulting Editor, Times Group was the Guest of Honor and delivered a powerful discourse on ‘Courage to Lead: Inner Dimensions of Leadership’. She shared her personal experiences and explained the importance of standing up for what people believe in. She stressed on the need for solidarity among women as the need of the hour.

Mr. Kali Prasad Gadiraju, President, TiE Hyderabad and  Office Managing Partner, Ernst & Young had addressed the gathering on “Becoming a Person of Influence” by sharing the top five qualities he had observed and applauded in women working around him in his 35 years of career i.e. Having clarity of purpose, focus on the task, structured thinking, reliability and having superior emotional quotient made it to his list. Prof. Amita Dhanda, Professor of Law, NALSAR addressed the gathering on “Feminism and the way forward” and opened up the discussion on “Feminisms  are the way forward” implying there are many point of views of feminist thinking which necessitates a more inclusive developmental model. Ms. Karuna Gopal, Smart Cities Advisor to Asia Pacific Nations spoke about how to position ourselves for the next big opportunity. With examples from her experiences, she strongly suggested women to not market or position themselves but focus on working hard to create a versatile brand that the world itself will entitle you with. Prof. Dr. Faizan Mustafa delivered the Welcome Address.

The panel appreciated the effort of CMS, NALSAR in organizing the ‘Leadership Summit – Led by women’, as an attempt to offer an opportunity to learn from, and be inspired by, such globally recognized women who are pioneers in championing the cause of women empowerment and to flourish in our rapidly changing business world. The Summit in collaboration with TiE Hyderabad and CII-IWN Hyderabad focused on shared learning, by providing a forum to recognize, inform, and celebrate the contribution of women.

Many renowned guests like Ms. Aruna Bahuguna, Former Chief, National Defence Academy, Ms. Christina Francis, Editor, Times of India Metro Supplements, Ms. Vanita Datla, Former Chairperson CII, Vice Chairman – Elico Ltd., and like also spoke at the event. The event witnessed participation from leaders and managers from top tier companies and members from CII-Indian Women Network and TiE Hyderabad.

Law School NewsOthers

Mr Alok Prasanna would be delivering a talk on ‘Capacity, Constitutionality and Credibility Crises in Judiciary’  on 12th March (Monday), 5 pm at the SAARC Law Centre, NALSAR University of Law as part of Nalsar Public Policy series.
Alok Prasanna Kumar is the founding member of Vidhi Centre for Legal Policy and currently heads the Bengaluru office of the Centre. He is an alumnus of NALSAR obtaining his BA LL.B (Hons) degree in 2008 and thereby went on to read BCL from the University of Oxford. He writes regularly for academic journals and other media outlets on issues of judiciary, and constitutional law and theory.
Mr Alok will present empirical data to break down the issues regarding delays and capacity problem in the judiciary, along with talking about the credibility issues of the court. The talk will also shed light on the historic and recent events which culminated in the historic press conference of the Supreme Court Judges earlier this year.