Law School NewsOthers

The Centre for Business and Commercial Laws (CBCL) was established in 2008 at the National Law Institute University, Bhopal (NLIU) as a ‘Centre of Excellence’, with the aim of generating awareness and facilitating research in the field of business and commercial laws.

Recently, the Centre in collaboration with Trilegal organized the inaugural edition of the NLIU-Trilegal Summit on Corporate and Commercial Laws on the 24th and 25th August 2018. The previous three editions of the Summit focusing on key issues pertaining to mergers and acquisitions, in 2016, 2017 and 2018 were a resounding success, witnessing submissions and participation by law students from across the country.

With the help of the aforesaid initiatives and events, the Centre seeks to provide avenues for the students to explore the realm of business and corporate laws and develop the foundations required to be successful practitioners in the field of commercial and business laws.

About the CBCL Blog

The CBCL Blog is run by the Centre for Business and Commercial Laws (CBCL) with the aim of generating awareness and facilitating research in the field of business and commercial laws. We invite submissions from students and practitioners on contemporary issues relevant to the areas of corporate law, securities law, insolvency law, banking law, capital markets and securities law, arbitration law, competition law and taxation law.

The CBCL Blog has arguably become one of the most coveted forums for discussion and dialogue on aspects of commercial laws in India. Recently, The CBCL Blog has collaborated with the Law School Policy Review (LSPR) to launch the “KAIZEN” series which seeks to focus on corporate governance and its related aspects.

The posts under the “KAIZEN” series analyse recent events relating to corporate governance whilst discussing the way forward for corporate governance in India. Over the course of the next several weeks, we will be posting a number of such articles and invite all our readers to contribute their thoughts on this theme. The link to the CBCL – LSPR Series: “KAIZEN” can be found here.

Submission Details

Submissions for the blog shall be reviewed on a rolling basis. Authors should use endnotes and NOT footnotes. Further, the blog article must deal with an issue relevant to the aforementioned areas. Authors are advised to keep their articles concise and precise to enhance the effectiveness of their posts, ideally not more than 1500 words (excluding endnotes).

Authors must include their full name and institution/organisation, a link to their online profile page in the document, if possible and also the suggested category in the submission.
All submissions must be sent in an MS Word document to cbcl@nliu.ac.in.

Contact

  • Convenor, CBCL: Arshia Verma (+91-7049729766)
  • Co-convenor, CBCL: Rohan Kohli (+91-9617950534)
  • Secretary, CBCL: Shounak Banerjee (+91-9911425727)
  • Editor, CBCL:Akshita Pandey (+91-8103914720)
Call For PapersLaw School News

About NLIU-JBL
The Centre for Business and Commercial Laws (CBCL) of National Law Institute University, Bhopal is pleased to announce the call for submissions for the first volume of its journal: NLIU Journal of Business Laws (NLIU-JBL). The NLIU-JBL is a peer-reviewed business law journal which aims to create meaningful debate and discourse to help build a fair and equitable regime of business laws and to study the dynamic confluence of the academic and the transactional world represented by such laws.

Theme
NLIU-JBL is accepting submissions under the broad theme of “Business and Commercial Laws”. The mandate of the NLIU-JBL thus includes company law, securities law, capital markets regulation, banking and finance, taxation, foreign investment, competition law, commercial dispute resolution, contract and commercial law, and employment law inter alia. However, the submission must be of contemporary relevance.

Categories for Submission
NLIU-JBL is accepting genuine, original and unpublished submissions by research scholars, professionals, academicians and law students from across the country. The submissions can be made under any of the following categories:

  • Long Articles – 4000 to 7000 words. The article must be a comprehensive and an in depth analysis of the problem(s) or idea(s) dealt with by the author and should include reference to a range of sources and contributions in the form of alternatives and suggestions.
  • Short Articles – 2000 to 4000 words. The article must be an analysis of the problem(s) or idea(s) dealt
    with by the author and should include reference to a range of sources and contributions in the form of
    alternatives and suggestions.
  • Case Comments – 2000 to 4000 words. The comment must be an analysis of a recent judgment, bringing out its relevance in light of the development of commercial laws, views expressed in the judgment and the opinion(s) of the author.
  • Legislative Comment– 2000 to 4000 words. The comment must analyse a recent legislative instrument. It must examine the objective of the legislation and the legal impact the same is expected to have.
  • Book Review – 1000 to 3000 words. The review must be a crisp account of a recently published book including the issues explored and related arguments of the author.

The word limit is inclusive of footnotes but exclusive of the abstract.

Submission Guidelines
All original submissions must be accompanied by an abstract not exceeding 300 words. The abstract must expressly include the novelty and usefulness of the idea that the author wishes to put forth an must categorically mention the specific contribution of the submission, beyond the existing available literature, and the practical utility of his/her recommendations. The body of the manuscript should be in Times New Roman, Font Size 12 and in 1.5 line spacing. The footnotes should be in Times New Roman, Font Size 10 and in single line spacing. The citations must conform to The Harvard Bluebook style of citation, 20th edition. Co-authorship is permissible up to a maximum of two authors. Further, kindly adhere strictly to the word limit prescribed. However, co-authorship is not allowed in case of Case Comment, Legislative Comment and Book Review.

Kindly mail your manuscript in MS Word (.doc/.docx) format to cbcl@nliu.ac.in before 11:59 PM, 17th February, 2018. The subject of the E-Mail should be “Submission for NLIU-JBL – [Submission Category] – (Title of the manuscript)”.

The submission should be accompanied by a Covering Letter which must include the following details:

  • Name of Author(s)
  • Contact Details– Address and Mobile No.
  • Name and Address of Institution
  • Academic Qualifications / Affiliations

Copyright

Submissions made to NLIU-JBL are on an exclusive basis. The Submissions for the NLIU-JBL must not have been previously published or submitted for publication elsewhere. The contribution presented to and accepted for publication and copyrights therein shall be the intellectual property of the NLIU- JBL.

Contact Details
In case of any queries kindly drop an email at cbcl@nliu.ac.in or contact:

  • Arshia Verma (Convenor) – +91-7049729766
  • Rohan Kohli (Co-Convenor) – +91-9617950534
  • Shounak Banerjee (Secretary) – +91-9911425727
Conference/Seminars/LecturesLaw School News

NLIU Law Review- takes pleasure in announcing “NLIU- India Foundation Constitutional Law Symposium”. The NLIU Law Review (ISSN: 2229-7952) is a peer reviewed law journal published bi-annually by the students of the National Law Institute University, Bhopal.
Dates: 16th- 17th March 2019
Theme: “Contemporary Constitutional Law Issues in India”
First Prize: Rs. 20,000/-
Second Prize: Rs. 15,000/-
Third Prize: Rs. 10,000/-
The ten best articles will be presented at the symposium and published as a special issue of volume VIII of the NLIU Law Review.
Eligibility: Student currently pursuing an LL.B. (Hon.)/LL.B/LL.M from a recognized university are eligible to send in entries. Co- authorship of a maximum of two authors is permitted.
Format: The manuscripts must be in the form of articles of length of 4000- 6000 words (exclusive of footnotes). The citation format is Bluebook 20th edition (2015).
Submission guidelines:
  • Submission should be accompanied with a covering letter including author’s name, email ID, mobile number and college name.
  • Submissions must be in electronic form sent via email.
  • The manuscript itself should not contain any information that can be used to identify the author.
  • All submissions must be in (.docx) format. It must word processed and compatible with Microsoft Word 2007 and above.
  • Papers submitted must not be written by more than 2 authors.
  • Papers must include an abstract of 250-300 words inclusive in the word limit.
  • Word limit is exclusive of the footnotes.
Submit manuscripts at nliu.lawreview@gmail.com by 23:59 PM, 25th January 2019.
For further details, click HERE 
Law School NewsMoot Court Achievements & Reports

The NLIU team, comprising of Aishwarya Srivastava, Udyan Arya, Christina Shaju and Kuhoo Mishra, for the first time, has qualified for the world rounds of Ian Fletcher International Insolvency Moot, 2019 which will be held in Singapore. The team has cleared the Memorial Rounds, and is amongst the Top 8 teams to have qualified from across the globe to the World Rounds of this Moot.

The team of RMLNLU comprising  Saurabh Tiwari, Shriji Pandey, Kanay Pisal and Anmol Adhrit have successfully cleared the global memo round and will now represent the university at the world rounds of The 2019 Ian Fletcher Insolvency law Moot to be held in Singapore.

AchievementsLaw School News

Shweta Dwivedi, an NLIU 2008 batch alumnus joined Link Legal India Law Services as associate partner in the corporate team in Mumbai. She had been at Khaitan & Co. for 10 years since she graduated and specialises in Mergers and Acquisitions, corporate transactional, VC/PE investments, general corporate advisory, and privacy laws.

Law School NewsMoot Court Announcements

It is with immense pleasure and pride that the National Law Institute University, Bhopal, announces the institution of the NLIU – Link Legal National Client Counselling Competition.
It is expected of lawyers to have the listening, questioning and advisory skills requisite to conduct a successful client interview. However, alas, these are skills that are not innate to every lawyer. These need to be developed by means of unwavering practice and endurance – exactly what this Competition seeks to achieve. Through this Competition, students shall be provided the unique opportunity to build a greater knowledge into preventive law and counselling functions of a lawyer.
The Competition is being organized in a long-term collaboration of the University with Link Legal – India Law Services. Together with the esteemed law firm, the Competition will be a memorable and an enriching experience for every participant, in terms of the practical aspects of legal profession.
In addition to the cash prizes to the meritorious teams to the tune of INR 25,000, internships, with Link Legal, will also be offered to the teams based on their performance. Co-curricular events administrated in the past at the University have seen the finest of adjudicators and judges; and the NLIU-Link Legal National Client Counselling Competition, 2018 shall be no exception. The best from the country’s legal fraternity shall be present to adjudicate the preliminary and advanced rounds of the Competition.
Venue: The Competition will be held at NLIU, Bhopal campus.
Dates: Friday, September 7 to Sunday, September 9, 2018
Method of Registration:
Step 1: Fill-in the details of the Registration Form (provided in the Rules).
Step 2: Payment of Registration Fee of INR 3,500 per team (details mentioned in Rule 4).
Step 3: Submit the online pro-forma form, along with all details, and attach the scanned copy of the Registration Form (referred in Step 1) and fill-in the details of payment (referred in Step 2).
The above process must be completed before 25th July, 2018. Please note that only 20 teams will be selected on ‘first come, first serve’ basis. A maximum of two applications from each institution will be accepted.
Schedule: Period of Registration: June 1 to July 25.
Allotment of Team Code: August 15.
Rounds: September 7 to September 9.
Contact: For any queries, please write to us at mca@nliu.ac.in, or, contact any of the following:
Shashank Chaddha (Convener): +91-8109221060;
Priyam Jhudele (Co-Convener): +91-8989444107;
Kuruvila M. Jacob (Secretary): +91-9495551999;
Dhurv Khurana (Joint Secretary): +91-9406602337.
Links
All updates, concerning the Competition, will be available on our Facebook Page (https://www.facebook.com/NLIULinkLegal/) as well.
The Rules and Registration Form can be accessed at https://drive.google.com/file/d/1_vI1ZSkfEJ4cJFY0F0TebRfbFmU2EG5H/view.
Live Blogging

Reported by Kanupriya Tripathi

INAUGURAL: The Inaugural Ceremony of  the 5th National Law Institute University- Juris Corp Corporate Law National Moot Court Competition 2014, one of the most prestigious moot court competition was held, post the Juris Corp paper presentation event , in the evening yesterday with thirty top law school teams as participants. Prof. Dr. S.S. Singh , Director , NLIU welcomed the chief guest Hon’ble Justice P.P. Noelekar , Lokayukta , State of Madhya Pradesh after the Convenor, Ms. Smriti Tripathi’s welcome note. Juris Corp was represented by Ms. Veena Sivaramakrishnan, Partner at Juris Corp who elucidated the lengthy discussions at Juris Corp on the complex moot problem for this year.  The Chief Guest in his address elaborated how important moot court competitions like these are for familiarizing the students of the intricacies of legal system.

The Competition along with its prestigious trophy has a total cash prize amount of Rs. 10,000. The Preliminary Rounds were judged by over 35 coveted judges from across the country.

Day 2 : After the breathe taking competitive prelims, the following teams made it to the Semi finals:

ILS Pune

Symbiosis, Pune

HNLU, Raipur

NLU, Delhi

Day 3:
10.00  AM :The Semi-Finals began as early as 9.30 am, with the meticulous management by the Moot Court Association. The rounds were matched-up as:
ILS, Pune v. Symbiosis, Pune
HNLU-R v. NLU-D
While the ILS v. Symbi is an all boys ‘polite’ fighting over proving consensus ad idem and provisions of Companies Act and CCI; the HNLU v. NLUD had grilling on IPR and jurisdiction issue.

12.00 PM : The results for the Semi-Finals are out. The finalists for this year are:

HNLU, Raipur and ILS, Pune
1.00 PM : The Final Rounds have just begun. The intense atmosphere in the Auditorium is spreading the radiations in the whole NLIU Campus. Arguments from the braced up participants and erudite grilling by the judges is making the whole round very exciting. The Final Rounds are being judged by Hon’ble Mr. Justice A.K. Patnaik, former Supreme Court judge, Hon’ble Mr. Justice V. Gopala Gowda, Supreme Court judge, Mr. Mustafa Motiwala, Senior Partner, Juris Corp Advocates and Solicitors, Mr. Sandeep Mahapatra, Partner, Juris Corp Advocates and Solicitors and Prof. Dr. S. Surya Prakash, Faculty, NLIU.
2.00 PM : And ILS Pune takes the winning trophy home.
3.00 PM: Valedictory Ceremony 
Justice Gopal Gowda giving the address
Seated are(L-R)
Prof.(Dr.) J. Kondaiah, Faculty-in-charge Moot court association, NLIU;
Mr. Motiwala, Sr Partner, Juris Corp;
Justice A.K. Patnaik, Former SC Judge and
Prof.(Dr.) S.S.Singh, Director, NLIU

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