Conference/Seminars/LecturesLaw School News

CONCEPT NOTE: Humans are born with certain basic rights that are recognised in a civilised society. Some rights are inherent and some are incidental to human personality. Right to life, liberty and dignity are basic ones. Citizens, in a society driven by democratic and republican values, constitute a central part in the governance. There are situations where an individual in a free society expects to be free from the shackles of the governance and there comes the expectation of privacy so far as personal, private and intimate affairs are concerned. Many legal systems in the world, including couple of international legal instruments have also documented concerns for privacy, in the personal affairs of the individual. However,  there  exist  two  schools  of  thought,  one  concerning about basic rights of individuals such as food, shelter, livelihood, right to life etc. which recognises the privacy as “elitists” concept and the second, considers it as essential for the “human dignity” and  “human  personality”.  The  “Privacy  Jurisprudence” is a seven decade old and has been highly debated. Earlier Supreme Court rulings in M.P. Sharma v. Satish Chandra, DM, Delhi (1954) and Kharak Singh v. State of UP (1962), have rejected the right to privacy as fundamental right, under Article 21 of the Indian Constitution. However, the legal controversy was put to rest only last year, when a nine-Judge Bench of the Supreme Court in Justice K.S. Puttaswamy (Retd.) v. Union of India, (2017) 10 SCC 1 have unanimously agreed that right to privacy is fundamental right under Article 21. The judgement is historic and unprecedented in India. A legal challenge to Aadhar Act, may be decided by the Supreme Court of India, in the light of the said landmark ruling.

The National Seminar, 2018 on “ Right to Privacy in the Contemporary Legal Environment” will have a technical and detailed deliberations on the legal implications of the latest ruling of Supreme Court of India. The National Seminar, 2018 will witness the presence of legal fraternity and the students of law. Several new facets and themes will be explored in the form of research papers to be presented by the participants. National Seminar, 2018 will also witness presentations  and  deliberations  by  the  Experts and Jurists on the subject.

Track 1: Public Law, State and The Privacy

  • Right  to  be  forgotten,  Right  to  be  let  alone  vis-a-vis  Right  to Privacy
  • Right to Privacy as Fundamental Right
  • Right to Privacy in the light of Aadhar Act and the UIDA database
  • Right to Privacy: an “elitists” concept or part of “liberty”?
  • Right to Privacy vs. National Security
  • Justice K.S. Puttuswamy (Retd.) v. Union of India (2017) 10 SCC 1
  • State Surveillance and Right to Privacy

Track 2: Right to Privacy & Cyberspace

  • Right to Informational Privacy
  • Data Protection Law and Right to Privacy
  • Right to Privacy in the age of Social Networking Sites and Messaging Apps
  • Legal  liability  of  Body  Corporates  under  Information Technology Act, 2000
  • Violation and Breach of Privacy under Information Technology Act, 2000

Track  3:  Right  to Privacy – Marriage, Conjugal Affairs, Intimacy, Reproductive Choices and Sexual Orientation

  • Right to Privacy in the institution of Marriage – Conjugal Affairs and Restitution of Conjugal Rights
  • Privacy and Rights of LGBT people – Legal Concerns and Issues
  • Privacy concerns in Surrogacy, DNA Tests, Reproductive choices and Sexual Orientation
  • Privacy concerns in Live-in Relationship

CALL FOR PAPERS: Research papers, case comment and articles are invited from the academic practitioners, research scholars and the students. The papers should be author’s original work and/or should not be any published work. Co-authorship is allowed but is restricted to only one. Selected research papers, case comments and articles will be published in the form of a Book with ISBN, which may be notified in due course of time to the participants. Publication of papers shall be subject to the approval of the Editorial Board and quality of the papers.

Last date for Abstract submission       –  September 15, 2018

Last date for Full Paper submission    –  October 5, 2018

Last date for Registration & Payment – September 30, 2018

Date of National Seminar, 2018          – October 20, 2018

CONTACT DETAILS: For any queries related to the 2nd National Seminar, 2018,  participants  may  contact following persons on the details given below:

Mr. Ashok P. Wadje (Asstt. Professor of Law) Convener, 2nd National Seminar, 2018 (Contact Number: +91 9650778117)

Mr. Divyanshu Goyal, Student Coordinator, 2nd National Seminar, 2018 (Contact number:+91 9309915776)

For submission of Abstract, Full Paper, Scanned copy of Payment Slip or DD and Registration Form and other queries, email ID is: seminarmnlua@gmail.com

To view the Brochure, click HERE

To download Registration Form, click HERE

For further details, click HERE

Conference/Seminars/LecturesLaw School News

Law Mantra is organising a one Day International Seminar on Human Rights & Persons with Disabilities, on 2nd December, 2018 at the Indian Law Institute, New Delhi in academic collaboration with CASIHR (Rajiv Gandhi National University of Law, Punjab), Maharashtra National Law University, Nagpur & International Council of Jurists, London.

Chief Patron: Justice Deepak Verma, Former Judge, Supreme Court of India

Patron: Prof. (Dr.) Paramjit S. Jaswal, Vice-Chancellor, Rajiv Gandhi National University of Law, Punjab.

             Prof. (Dr.) Vijender Kumar, Vice-Chancellor, Maharashtra National Law University, Nagpur.

Date: 2nd December, 2018

Venue: Indian Law Institute, Bhagwan Dass Road, New Delhi.

About Law Mantra

“Law Mantra” (headquarters New Delhi) (Registration No 150 in Book No. 4 Vol. No. 3, 603 0f 2018) is not for profit organisation running for the purpose of enhancing legal academics and legal awareness in the society and in the practice of the same. “Law Mantra” is a body of Jurists, Advocates, Academicians and Students running for the purpose of enhancing legal academics and legal awareness in the society and in the practice of the same. We at Law Mantra enable people to take responsibility for the situation of the deprived Indian women and children and so motivate them to seek resolution through individual and collective action thereby enabling women and children to realize their full potential.

Human Rights & Persons with Disabilities

The great German Philosopher Immanuel Kant has quoted that human beings are rational beings, therefore worthy of dignity and respect. Every individual has the basic right to live a dignified life and to exercise his freedoms and choices. The same phrase is equally applicable to persons with disabilities. But despite of this fact, persons with disabilities are subjected to discrimination. The one major factor of such discrimination is stigmatized societal attitude.

A mechanism of social integration of persons with disabilities has been made by following different international conventions and documents. Now world has joined to consider disability jurisprudence as an inseparable part of the international law. Universal Declaration of Human Rights and the Declaration on the Rights of Disabled Persons and Convention on the Rights of Persons with Disabilities are few important documents justifying the aforementioned proposition.

In a recent report of WHO, an estimated 10% of the world’s population –approximately 650 million people, of which 200 million are children, experiences some form of disability. The number of people with disabilities is growing as a result of different factors including population growth, ageing and medical advances that preserve and prolong life.

Across the world, people with disabilities have poorer health outcomes, lower education achievements, less economic participation and higher rates of poverty than people without disabilities. This is partly because people with disabilities are facing barriers in accessing services that many of us have long taken for granted. These services mainly include health, education, employment, transport and information. These difficulties are exacerbated in less advantaged communities.

To achieve the long-lasting, vastly better development prospects that also lie at the heart of the 2015 Millennium Development Goals and beyond, we must empower people living with disabilities and remove the barriers which prevent them participating in their communities; getting a quality education, finding decent work, and having their voices heard.

People with disabilities report seeking more health care then people with without disabilities and have greater unmet needs. For example a recent survey of people with serious mental illness showed that between 35% and 50% of people in developed countries and between 76% and 85% in developing countries received no treatment in the year prior to study. Health promotion and prevention activities seldom target people with disabilities. For example women with disabilities receives less screening for breast and cervical cancer than women without disabilities. People with intellectual disabilities are less likely to have their weight checked. Adolescents and adults with disabilities are more likely to be excluded from sex education programs. These factors from world report on disability by World Health Organization clearly indicates that there is need to work at the ground level so that persons with disabilities can enjoy their human rights without any difference from others.

The present seminar is aiming at highlighting different issues underlining disability jurisprudence from human rights perspective. We welcome different stakeholders including persons with disabilities, disability law activists, academicians, researchers, lawyers, medical professionals and bureaucrats.  This seminar is a noble initiation of Law Mantra in association with RGNUL Punjab through its Research Centre for Advanced Studies in Human Rights, upcoming Centre for Disability Studies and Health Laws and MNLU, Nagpur. We are considering this seminar as a platform to initiate a RIGHT discourse, expecting thought provoking, multidisciplinary, quality research papers.

Themes for Seminar

  • Social Integration and Challenges
  • Human Rights of women, children & sex workers
  • Discrimination and Human Rights violation
  • The role of National Human Right Commission in promotion and protection of Human Right
  • Human Rights of Indigenous people
  • Mob Lynching and Vigilantism
  • Conflict between IPR/Business Law and Human Rights
  • Disability as a Social Impairment
  • Social Model of Disabilities and Human Rights
  • Disability and Human Rights: Legal Framework
  • International Humanitarian Law and Rights of Persons with Disabilities
  • Healthcare and Disability
  • Medical Professionals and Interaction with Persons with Disabilities
  • Reproductive Rights of Women with Disabilities: International Human Rights Perspective
  • Right to Education and Persons with Disabilities
  • Right to Employment and Disability
  • Healthcare and Treatment of Persons with Disabilities: A Issue of Consent
  • Healthcare and Privacy Issues related to Persons with Disabilities
  • Comparative study on Disability Laws and Policies
  • Indian Laws and UNCRPD: Future of Disability Laws

Note: These Themes are not exhaustive; Authors are open to work on any topic related to above-mentioned theme.

Procedure for Submission of Abstracts: Abstract (of about 250 words) should be sent as an attachment in a word file. Abstracts will be peer reviewed before they are accepted. The following information, in the given format, should be send along with the Abstract:

  • Name of the Participant
  • Official Designation/Institution Details
  • Address and Email id
  • Title of Abstract
  • Abstract

The subject line of Email should read as: ‘Abstract Submission for International Seminar on Human Rights & Persons with Disabilities”.

Guidelines for Paper Submission

  • The title of the paper should be followed by Name, Designation, Name of the Organization / University / Institution and Email address. It is mandatory to mention Email address, as all future correspondence will be through it.
  • Name and details of Co-author, if any.
  • The paper should be typed in MS WORD format (preferably 2007 or 2010).
  • The paper must be in single column lay out with margins justified on both sides.
  • The sub heading should be in font size 12, bold and Times New Roman, left aligned.
  • The main text should be in font size 12, Normal, Times New Roman, 1.5 spacing and Justified.
  • The length of paper should not exceed 6,000 words (including footnotes). Exceeding the word limit may lead to rejection of paper.
  • All references must be in the form of footnotes with font size 10 and should be according to the Bluebook 19th Edition.

Publication Opportunity: All papers accepted for the conference will be published in UGC Referred Book bearing ISBN, CASIHR Journal on Human Rights Practice (JHRP) by RGNUL, Contemporary Law and Policy Review – NLU Nagpur, International Journal of Legal Research and Governance and Law Mantra Journal. (If Selected for Publication in UGC Referred Book bearing ISBN, Publication Charge will be Extra as Per bill of Publication House).

REGISTRATION FEE FOR PRESENTATION OF PAPER
Students Rs 1500/-
Faculties/Professionals/Research Scholars/Others Rs 2000/-
Presentation in Absentia for Students Rs 2000/-
Presentation in Absentia Faculties/Professionals/Research Scholars/Others Rs 2500/-
REGISTRATION FEE FOR ATTENDING THE SEMINAR
Students Rs 800/-
Faculties/Professionals/Research Scholars/Others Rs 1200/-
IMPORTANT DATE
Submission of Abstract 05th October, 2018 (Extended)
Confirmation of abstract selection 07th October, 2018 (Extended)
Registration 25th October, 2018
Submission of full paper 27th November, 2018
Seminar Date 2nd  December, 2018

Who Should Attend?

Students, Research Scholars/Faculties/Academicians, Disability Rights Activist, Corporate Delegates, Business entities, Lawyers.

Rules for the Participants:

  • No abstract or full paper shall be accepted after the last date of submission respectively.
  • Participants/Paper Presenters have to register after the acceptance of abstract with payment of required fees.
  • For participation, registration is mandatory on confirmation of the participation. Only registered participants will be allowed to take part in Conference.
  • All the registered participants will be provided a participation certificate, conference kit, lunch and tea.

Note: The authors and co-authors both have register separately. The registration fee includes conference kit, lunch, High Tea, entry to all Technical session, and Certificates.

Eastern Book Company and SCC Online are proud to associate as Law School Partners. Please mention SCC Online Blog as reference.

Registration: Submit your abstract to editor.lawmantra@gmail.com with Subject line ‘Human Rights & Persons with Disabilities”.

Contact: For any queries, feel free to drop email to editor.lawmantra@gmail.com  Human Rights & Persons with Disabilities  or call on +91- 9310053923, +91-9667822453.

To view the Brochure, click HERE

Website: www.lawmatra.co.in

www.lawmantra.org

Conference/Seminars/LecturesLaw School News

Symbiosis Law School, NOIDA in collaboration with Shardul Amarchand Mangaldas & Co. conducted ‘Seminar on Recent Developments in Arbitration Regime in India’ on July 14, 2018. 

Resource Persons included:

Mr. Surjendu Sankar Das, Partner, Dispute Resolution, Shardul Amarchand Mangaldas & Co.;

Ms. Trishala Kulkarni, Associate, Shardul Amarchand Mangaldas & Co.;

Ms. Yashna Mehta, Associate, Shardul Amarchand Mangaldas & Co.;

Mr. Arpit Gupta, Legislative Assistant to a Member of Parliament (LAMP) Fellowship Participant and

Former Associate, Shardul Amarchand Mangaldas & Co.;

Mr. Manik Sachdeva, Associate, Shardul Amarchand Mangaldas & Co.;

Mr. Nishant Doshi, Associate, Shardul Amarchand Mangaldas & Co.

Conference/Seminars/LecturesLaw School News

Introduction: The Insolvency and Bankruptcy Code though provides for faster and definitive resolution to deal with distressed or failed businesses compare to erstwhile Sick Industrial and Companies Act, 1985 and the Companies Act, 1956 (now stands repealed), it does not address potential tax issues that may arise as a result of resolution plan*. (Rekha Bagry, Neelu Jalan, ‘Insolvency and the Tax Conundrum’, Tax Guru)  In other words, the transactions undertaken as a part of the resolution process under Insolvency and Bankruptcy Code, 2016 could result in taxes, and it may derange the deal financials, thus making the resolution process less efficient and effective. (Vishal Agarwal, Yashesh Asher, Sohail Manjiramani, ‘The Insolvency Code: Will Tax be a Problem’).

To know and understand these intricacies and bring ease to business, Symbiosis Law School, NOIDA in collaboration with Vaish Associates Advocates has organised Seminar on Insolvency and Bankruptcy Code, 2016 and Tax Implications upon Insolvency on July 28, 2018.

Resource Person: Ms. Kavita Jha, Partner, Vaish Associates, Advocates

Ms. Kavita Jha is a senior member of the Tax Group and has and has been associated with the Firm since 2003 when she moved her practice from the High Court of Calcutta to the High Court of Delhi. She has also been an Advocate-on-Record in the Supreme Court of India since June 2007 and specializes in tax litigation: income tax, VAT and sales tax as well as criminal law and arbitration.

Ms. Kavita has been an empanelled Advocate before the Supreme Court for the Union of India, the State of Maharashtra and other government agencies, in which capacity she has handled a multitude of tax, civil and criminal matters. She has also handled arbitration matters for various joint ventures and domestic companies in the energy and infrastructure sectors. She has also successfully facilitated dispute resolution through conciliation for other clients. Ms. Jha has also been appointed as Sole Arbitrator by Justice Dr. S. Muralidhar of the Delhi High Court in a dispute arising out of a property development agreement.

Ms. Kavita has participated in various legal seminars, workshops/seminars, conferences and lectures of national and inter-national repute on, inter alia, International Tax – International Fiscal Association, Arbitration and Alternate Dispute Resolution, Adoption law, Muslim Personal Law and Refugee Law. She has also been visiting Faculty in IMT, Ghaziabad for Corporate and Business Law in Calcutta and Delhi as well as honorary visiting Faculty in Symbiosis Law School, NOIDA.

Date & Time July 28, 2018: 09:00am – 12:00 noon

Venue: Seminar Hall, Third Floor, Academic Block, Symbiosis Law School, NOIDA

Contact Persons:

Dr. Meenakshi Kaul, Assistant Professor & Head, Training & Placement

Mr. Siddharth Kanojia, Assistant Professor & Head – Placement, Training and Placement

Ms. Pallavi Mishra, Assistant Professor & Head – Internship, Training and Placement

Email: hr@symlaw.edu.in