Call For PapersConference/Seminars/LecturesLaw School News

The legendary Ashok Kumar, known as the father of wildlife crime control in India made several game-changing contributions, particularly against the illegal trade in wildlife and its derivatives, during the course of a conservation career spanning five decades. While he was not a trained lawyer he specialized in wildlife Law at the policy and practice level.

He fought and won several noteworthy cases – be it keeping the infamous poacher and wildlife trade kingpin Sansar Chand behind bars, or saving the wetlands in UP from a World Bank-funded construction project, or procuring orders to move an irrigation colony out of Corbett NP – and even argued some cases personally in the Delhi High Court.

As a tribute to the man who spearheaded the movement against wildlife crime, The Ashok Kumar Memorial Wildlife Law and Enforcement Conference will be in held in Pune, INDIA at the Institute of Environment Education and Research, Bharati Vidyapeeth University on 11 and 12 March 2019.

This Conference is jointly organized by the Wildlife Trust of India, New Delhi INDIA, Institute of Environment Education and Research and New Law College, Bharati Vidyapeeth University, Pune INDIA in collaboration with Chair, International Master of Environmental Science Programme, University of Cologne, GERMANY and the Stetson University College of Law’s Institute for Biodiversity Law and Policy, USA.

The conference brings together enforcement, wildlife law and wildlife experts from the governmental, NGOs, and academic sectors. Papers are invited on the following aspects of enforcement and wildlife law:

National Policy and Legal Frameworks to curb wildlife trade Wildlife law enforcement: New approaches Wildlife trade: Challenges across the borders Capacity building for wildlife law enforcement Wildlife Forensics and the law Biodiversity, law and wildlife protection

Papers on other related topics will also be considered. The best papers will be published in a special edition of the Bharati Law Review (a UGC recognized journal) brought out on the occasion.

To be considered, please submit an abstract of your paper and a brief biography to akwlec@bvieer.edu.in on or before 25th January 2019.

Law School NewsMoot Court Achievements & Reports

The team comprising Simarjeet Singh Satia (Speaker ), Aman Mishra (Speaker), Rishabh Shukla (Researcher) achieved the second spot or runner up prize at Sri Hasuji Advani 2nd National Moot Court Competition 2019, held at Vivekanand Education Society’s College of Law, Mumbai. All three of them are from BBA LLB 3rd Year.

Call For PapersLaw School News

Bharati Vidyapeeth Deemed to be University’s New Law College, Pune is one of the premier institutes consistently ranked amongst the top law colleges in India.

About the Journal

Bharati Law Review (BLR) is Quarterly double-blind Peer review academic journal, published & print.

It focuses on issues related to Administrative Law, Civil Procedure Law, Criminal Law, Criminal Procedure Law, Domestic Law, Economic Law, Environmental Law, Intellectual Property Law, Private International Law, Public International Law, Media Law, E-commerce, Banking, Insurance, Information Technology, Computer Science, Cyber Security, and emerging trends in allied subjects.

The Journal is currently soliciting submissions for Volume VII, Issue III (January) 2019.

We welcome submissions from academicians, practitioners, students, researchers and experts from within the legal community. We have a strong preference for articles that assert and defend a well-reasoned position.

Call for Papers

Bharati Law Review ISSN 2278-6996 is a quarterly double blind peer reviewed journal. We look forward to submissions from members of the Bar, Bench and the academia. Submissions can be in the form of long articles, short articles, case comments, legislative notes and book reviews.

Submission Deadline

The last date for submission of papers is 20th January, 2019.

Nature of Contributions

Articles: An article must conduct a complete analysis of the area of law, which the author seeks to highlight. It must contain a comprehensive study of the existing law, indicating the lacunae therein, and must contain an attempt to suggest possible changes which can address the said lacunae. An article should be between 4,000-5,000 words.

Essays: An essay is more adventurous as it challenges challenging existing paradigms/norms and provides a fresh outlook to common problems. It is strongly recommended that essays be considerably more concise than articles, in terms of scope and conceptualization. An essay is thus advised to be between 3,000-5,000 words.

Notes: A note is a relatively concise form of an argument advanced by the author. The focus of a note should be on a relatively new debate or controversy regarding the interpretation or implementation in the law. Notes shall primarily highlight contemporary issues, which need to be addressed, and the authors are expected to offer a solution. The maximum word limit for a manuscript in the form of note is 2,500 words.

Comments: A comment is where the author may decide to critique any recent/landmark judicial pronouncement or any recent legislation or bill before the Parliament or State Legislature. The word limit for comment is 2,500 words.

Submission Guidelines

Word Limit: As has already been indicated, the maximum word limit for articles and essays is 5,000 words (exclusive of footnotes)

Notes and comments is 2,500 words (exclusive of footnotes).

Citation Format: The citation format to be used is The Bluebook (19thed.). In keeping with the same, speaking footnotes are discouraged.

Abstract: Every submission should be accompanied by an abstract of not more than 350 words describing the relevant conclusions drawn in the manuscript. Please note that there is no requirement of prior submission of abstract as the selection of the paper for publication shall be on the full manuscript. The abstract shall serve merely to help the Editorial Board in its review process.

Biographical Information of Authors:A document with biographical information of the authors must be given in the footnote of Author’s Name including the following details: Post, Email address, Postal Address, Name and Address of Institution, Course (if applicable), Academic Year.

Submission

Submissions shall be made on or before 20th January, 2019 by sending an e-mail at blr@bvpnlcpune.org .

SUBMISSIONS should be made along with Plagiarism Test Report and Author details.

Contact

Cell: +91- 9890845670 (Dr. Sapna Deo, Sr. Co-ordinator)

Or write an email at blr@bvpnlcpune.org .

For more details, click HERE

Conference/Seminars/LecturesLaw School News

New Law College, Bharati Vidyapeeth University’s Legal Aid Centre and 4C’s Counselling Centre, Pune organising the Child Counselling Workshop. It is scheduled to be held today i.e December 8, 2018, with Prof Dr Ujjwala Bendale, Prof Dr Jyoti Sharma, and Prof Dr Sapna Deo as Honorary chief guests.
New Law College Legal Aid Centre and 4C’s Counselling Centre, Pune is also organizing a symposium on “Child Rights Education: Issues & Challenges” on December 9, 2018 at 11:00 AM. The event would host Hon’ble Dr Sudhakar E. Avhad as the Chief Guest
AchievementsLaw School News

The team from Bharati Vidyapeeth Deemed to Be University’s New Law College, Pune comprising of Simarjeet Sinha Satia (3rd year), Deepali Mahawar (3rd year), Shradha Maheshwari (3rd year) and Kunal Mansharamani (2nd year) emerged as Runners up at Pravin Gandhi’s 9th Nyayavapokan Trial Advocacy and Judgment Writing Competition 2018 held from October 11- 14 at Mumbai.

About: The National Trial Advocacy & Judgment Writing Competition provides a unique platform for law students to hone their advocacy and research skills in the form of a criminal trial. Participation in a criminal trial and judgment writing competition can be an eye-opening and exciting experience for a budding lawyer. It brings one face to face with the nuances of criminal law while promoting quick thinking and giving a novice a chance to glimpse into the exhilarating realm of trials which consists of examination of witnesses and evidence amongst other things.