Law School NewsOthers

Worried about somebody copying your meme? Worried about somebody stealing your design? Wondering how Banaras Saree is being sold at Mumbai? Worried about somebody else using your name to sell goods? Don’t know what to do? Explore the domain of IPR and what legal repercussions entail such acts of copying and mal intended acts.

Objectives of the Course – The course aims to provide the following:

  • Basic knowledge on the various branches of Intellectual Property Law
  • Holistic understanding of the legalities of Intellectual Property Rights
  • Discuss contemporary issues in Intellectual Property Laws
  • Understanding intricacies involved in drafting filings for Intellectual Property registration
  • Analyzing development of Intellectual Property

Topics which will be covered –

  • Basics of Intellectual Property Law
  • Transacting and Contracting IP
  • Filing and Prosecution (Patents and Trademarks)
  • Media, Sports and IPR
  • IP and Technology Law
  • IPR and Public Policy
  • Competition law and Intellectual Property law
  • IP – Infringement and Passing Off (Litigation)
  • Interface of IPR and Taxation Law

Contemporary Issues in IPR

Teaching Methodology –

  • Interactive lectures will be conducted by eminent academicians, practicing lawyers and IP professionals.
  • One day National Conference/Seminar on IPR*.

Assessment – Assessment will consist of:

  • An MCQ test
  • Research paper/article

Eligibility for Participation –

  • Students from any discipline.
  • Professionals from all disciplines.

Dates for Course: 29 th  January 2019 to 14 th  February 2019
Timing of lectures: 5 PM to 8 PM              (Weekdays)
12 Noon to 5 PM **    (Weekends)

Number of Seats: 100

Registration and Mode of Payment:  Online only

Registration Fees:  Rs. 8000/- (Inclusive of GST)
This registration fees for certificate course includes participation in National Conference/Seminar on IPR.

Last Date of Registration: 26 th  January 2019.

Contact details:
(A) Faculty coordinator: Dr. Suvarna S Nilakh,   Email ID: suvarna.nilakh@ilslaw.in
(B) Student coordinators:

  • Chaitanya Reddy       (8143593098)                                   Email ID: iprcell@ilslaw.in
  • Pranita Saboo            (9404509717)
  • Shreya Kunwar          (8777295355)

(C) Link for registration:-

Requirements – Participants are expected to read the provided reading material for every session before hand and actively participate in the discussions. Certificate will be awarded on successful completion of the course.

*Details of Conference will be out soon on college website.

**Timings are subject to change

***Attendance for all sessions is mandatory.

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.

Law School NewsOthers

Legislations or statutes, as commonly referred, is the primary source of law under the Indian Legal System. Laws are made for the smooth functioning of the society. Thus Law needs to be intelligible and transmit the purpose for which the law is made to the end user. Yet, several challenges are encountered by the legal professionals while applying and interpreting the statutes due to many factors, many shortcomings, which exist in the drafting process of statutes.

A training program in legislative drafting hopes to contain the wastefulness in legal drafting.

Institute of Advanced Legal Studies provides a forum where the students of law, lawyers, academicians, can have unique opportunity to exchange views and experiences with experts on the subject of legislative drafting.

After a successful course which was well-received by participants last year, the Institute of Advanced Legal Studies (IALS), branch of Indian Law Society, Pune is offering a Certificate Course in Legislative Drafting for the second time this year too.

The certificate course consists approximately of 30 lectures and count on the expertise of few renowned members who were at some time or the other part of drafting of various statutes. The galaxy of the professionals who were a part of the programme held in the year 2017 were – to mention a few of them – Mr. T.K. Viswanathan, Law Secretary, Government of India; Prof. (Dr.) P. Ishwara Bhat, Vice Chancellor, Karnataka State Law University, Mr. B.R. Atre, Former Joint Secretary and Legislative Counsel for the Ministry of Law, Justice and Company Affairs and Professor N.K. Chakrabarti, Director, KIIT School of Law.

The purpose of the training programme is to promote an ethos amongst the participants about the necessity of drafting statutes in clear, simple and easy to understand language. This certificate course aims at capacity building of the participants in effective drafting of laws and also expose them to the essential skills that a good draftsman must hold.

Interested candidates are requested to register their names on or before 20th August 2018 by making a payment of Rs. 500 towards registration. This amount will be adjusted in the total course fees after the student takes admission to the course. This prior registration is a prerequisite as it will facilitate IALS management to plan the course efficiently. We are required to contact the resource persons well in advance and obtain their acceptance to be part of this programe.

Details about the Course:

* It is proposed to commence the course during December 2018 /January 2019.

* The course will contain 30 units approximately. Each unit will be of 2 hours duration.

* Timings may differ according to the convenience of the resource person.

Days: Monday to Saturday (subject to availability of resource persons)

Fees for the course: Rs.16, 949 + 18% GST = Rs. 20,000 Concessions to the needy students will be provided.

Contact : Ms. Manjusha Gurjar / Ms. Anwita Dinkar

Between 11.00 a.m. to 1.00 p.m. and 2.00 p.m. to 4.30 p.m. at the office of IALS.

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.