Law School NewsMoot Court Achievements & Reports

School of Law, CHRIST’s team comprising of Mr Patel Sharan Goud, Ms Nidhi Gupta and Ms Adhya have been adjudged the Winners of the 2nd Shree Hashuji Advani National Moot Court Competition held at Chembur, Mumbai, held from 11 – 13 January 2019. Additionally, Ms Nidhi Gupta was adjudged as the Best Mooter of the Competition.

Law School NewsMoot Court Achievements & Reports

School of Law, CHRIST’s team comprising of Mr Alexander Mathai Paikaday, Ms Sneha Dey and Ms Shreya Sharma have been adjudged as the 2nd Runner-Up at the 9th Army Institute of Law National Moot Court Competition which was held from 18 – 20 January, 2019.

AchievementsLaw School News

School of Law, CHRIST’s team comprising of HC Prateek, Shamanth MS and Aditi Gurjer finished as Semi-finalists at Intercessionis 2019: ILSCA – PACT Community Mediation Competition held at ILS College, Pune on 6th & 7th January 2019. Prateek HC won the Best Team Work (Mediation) Award.

Shamanth M.S. and Aditi Gurjer finished as the Negotiating Semifinalists.

Law School NewsMoot Court Achievements & Reports

The team comprising of Anirudh A Kulkarni, Varsha Singh & Buddhi Nishita Gauri of School of Law, Christ University were adjudged as Semi-Finalists and also bagged the Best Memorial Award at the 2nd Mrinalini Devi Memorial National Moot Court Competition conducted from 4th to 6th January 2019 by Bengal Law College, Santiniketan in association with Rostrum Legal.

Law School NewsMoot Court Achievements & Reports

The 4th SLCU National Alternative Dispute Resolution Competition 2018 was conducted by the Alternate Dispute Resolution Board of School of Law, CHRIST (Deemed to be University) from 13 – 15 December 2018. The event comprised of three competitions, Mediation, Negotiation and Client Counselling conducted over a period of three days having preliminary rounds, quarter final round, semifinal round and final round. The competition witnessed 48 teams from 16 law colleges across the nation take part in it.

Inauguration:
The inauguration of the 4th SLCU National ADR Competition conducted on 13 December 2018 was graced by Mr Satish Srinivasan, Partner, ALMT Legal, Bengaluru, Ms Rukmini Menon, Mediator, Bangalore Mediation Centre & Ms Rhea Mathew, Counsel at Arista Chambers. A conceptual understanding was provided to the audience by explaining the merits of client counselling, negotiation and mediation by the guests who illustrated the manner in which the proceedings occur and iterated the difference between the various facets of dispute resolution.
The guests also spoke of how dispute resolution is now growing, why it is preferred over litigation and the scope that we, as law students can seek if we pursue the same in future.

Final Rounds:
The Final Round of Client Counselling was judged by Hon’ble Mr Justice Veerna Angadi & Mr Prabhakaran PM, Partner, Lakshikumaran & Shridharan, Bengaluru. The Final Round of Mediation & Negotiation was judged by Hon’ble Mr Justice V Gopala Gowda, Former Judge, Supreme Court of India, Hon’ble Justice Chandrashekariah, Former Judge, High Court of Karnataka & Mr Prashanth Poppat, Senior Partner, ALMT Legal.

Valedictory Ceremony:
The valedictory ceremony of the competition was graced by Hon’ble Mr Justice V Gopala Gowda, Former Judge, Supreme Court of India, Hon’ble Justice Chandrashekariah, Former Judge, High Court of Karnataka, Mr Prashanth Poppat, Senior Partner, ALMT Legal Bengaluru & Ms Tara Ollappaly, Co-ordinator, Centre for Advanced Mediation Practice, Bengaluru.

Prize Winners:
Client Counselling

  • Winners – National Law University, Jodhpur
  • Runners Up – Symbiosis Law School, Pune
  • 2nd Runners Up – West Bengal National University of Juridical Sciences, Kolkata
    Mediation

Mediator

  • Winner – NMIMS
  • Runner Up – NALSAR, Hyderabad

Client Advocate Team

  • Winners – Tamil Nadu National Law University
  • Runners Up – Jindal Global Law School, Panipat

Mediator (Preliminary Rounds)

  • Best Mediator – Joseph Moses, Jindal Global Law School, Panipat
  • 2nd Best Mediator – Shantanu Awasti, WBNUJS, Kolkata

Negotiation

  • Winners – National Law University, Jodhpur
  • Runners Up – Dr Ram Manohar Lohia National Law University, Lucknow
  • National Law University, Jodhpur was declared as the overall champions of the 4th SLCU National ADR Competition, 2018.

Law School NewsOthers

The 4th Human Rights Week 2018, comprising of activities which sensitizes students on contemporary human rights issues was conducted by the Human Rights Committee of School of Law, CHRIST (Deemed to be University) from 7 – 12 December 2018. Consisting of a series of activities, the Human Rights Week invites different perspectives,
gaining momentum towards the celebration of the International Human Rights Day, 10 December 2018. It aims to disseminate information and awareness on human rights areas that dilapidate our world in general and affect our domestic environment in specific. Amidst turmoil and human rights violations, the Human Rights Week 2018 was a modest celebration to the 70th anniversary of the adoption of the Universal Declaration of Human Rights (the UDHR). This has become a regular aspect and part of our rituals at School of Law, CHRIST to provide such a platform every year for legal discourse and awareness on one of our greatest moral achievements – human rights law.

Events:

Day 1: 7 December 2018
Guest Lecture on ‘Human Rights Lawyering’ Ms. Jayna Kothari, Senior Advocate, High Court of Karnataka, Co-Founder, Centre for Law and Policy Research (CLPR) & Partner, Ashira Law & Mr BT Venkatesh, Advocate, Former State Public Prosecutor, Advisor to the Centre for Child & Law at NLSIU, Bengaluru & a former faculty at Indian Institute of Journalism and New Media, Bengaluru graced the occasion as speakers. The enlightening speeches by the inspiring speakers was followed by a fruitful interaction between the students and the speakers. Useful insights were provided by the speakers on witness protection, court mannerisms and career prospects.

Day 2: 8 December 2018
Paperless Moot Court Competition
The Paperless Moot Court Competition was open to interested students of 1st and 2nd year of B.A.LL.B (Hons) and B.B.A.LL.B (Hons). Students were to register in teams of three (Two speakers and one researcher). The Researcher’s test was conducted on 5 December, 2018. Thereafter, top 16 teams qualified for the oral rounds to be conducted on 8 December, 2018 (Saturday). No memorial submission was required. The top 2 teams progressed to finals of the competition held on 10 December 2018 (Monday). The competition served as a platform for a useful interaction between the student participants and student judges fuelled by the difference in expertise.

Day 3: 10 December 2018
International Human Rights Day (Oath Taking Ceremony) In deference to the International Human Rights Day, 10 December 2018, an oath taking ceremony was held for the students of 1st and 2nd year of B.A.LL.B (Hons) and B.B.A.LL.B (Hons).

Policy Drafting Competition
The committee organized a Policy Drafting Competition, with an aim to generate appetite among the LLB, LLM and MAIS students to provide useful solutions to the dilapidated world thronged with human rights violations. The theme for the event was ‘Refugee Laws’. The concept-note for the same is as follows: India is home to nearly 1,90,000 refugees originating from various countries. Yet, refugee protection in India is regulated solely at policy level by national administrative authorities, and is often ambiguous. India is neither a party to the 1967 Protocol of the 1951 Refugee Convention nor has it adopted a national refugee legislation. Due to the absence of a codified
protection strategy or a specific national law on aliens, refugee rights in our country are highly ambiguous. As of now, there is no law or policy that distinguishes between refugees and foreigners, in our country. Thus, there is a clear lacuna within the law and policy requiring immediate action and attention. This competition aims to critically analyse two separate advances of our government towards refugee protection.
a) National initiatives of our Central and State governments on how to deal with the current Refugee Crisis in India.
b) Implementation of UNHCR’s guidelines on the issue and the incorporation of the same in our Policy framework.

Day 4: 11 December 2018
Movie Screening “Hotel Rwanda”
This initiative aimed at stimulating the thought process of students by providing their eyes a vehicle to ascertain the gravity of contemporary human rights issues across the world. The screening of the movie ‘Hotel Rwanda’ was conducted after college hours. It served twin benefits of incentivizing students to watch as well as sensitize them on human rights violations. The event was followed by a fruitful discourse and discussion on some key-points involved in the movie. The participants brought about diversity of opinions and perspectives, which stirred the Human rights sails with greater positive force.

Day 5: 12 December 2018 British Parliamentary Debate On day 5, the Human Rights Committee collaborated with the Debating and Literary Society of School of Law, CHRIST to organize a British Parliamentary Debate between students of CHRIST and external speakers. The motion for the debate was, “THS the active and intentional defacing/ vandalism of national monuments or other public structures as an act of protest against the human rights violations by the State.” The various stakeholders identified in the debate included women, indigenous communities, constitution makers, government, media groups, individual citizens and naxalites.

Law School NewsMoot Court Announcements

About School of Law, CHRIST

School of Law, CHRIST, Bengaluru, is part of CHRIST (Deemed to be University), which was founded and administered by Carmelites of Mary Immaculate (CMI). The parent university, a premier educational institution, is an academic fraternity of individuals dedicated to the motto of excellence and service and already has a proven history of success in the field of education. The University is celebrating its Golden Jubilee year and the 9th National Moot Court Competition marks School of Law, CHRIST’s flagship event in the yearlong celebrations.

About the Moot

The National Moot Court Competition has been a unique platform for legal minds to engage in intricate deliberations and discourse over constitutional law and simultaneously dealing with current happenings in the country and around the world. As we move forward fulfilling this objective yet again, we invite law schools/ colleges/ institutions across the country to take part in the 9th School of Law, CHRIST National Moot Court Competition scheduled from 08 – 10 February 2019.

Registration Procedure & Fees

The participating team is requested to duly fill the Online Registration Form by using the link provided below on or before 10th January 2019. Click HERE

Upon filling the google form with team details, the Moot Court Society shall confirm the team’s participation, and the teams may further complete the payment of registration fee and other procedures in adherence to the rules attached herewith. Only 40 teams shall be entitled to participate in the competition, subject to selection based on first come first serve criteria.

Important Dates

  • Commencement of Registration: 16 December 2018
  • Last date for online registration: 10 January 2019
  • Last date for receiving copies of Registration Form and Last date for seeking clarifications: 10 January 2019
  • Release of clarifications & team codes: 20 January 2019
  • Last date for submission of memorials (soft copy & one hard copy): 2 February 2019
  • Inauguration, orientation, submission of memorials (five hard copies) &  preliminary rounds: 8 February 2019
  • Octa-Finals, Quarter-Finals & Semi-Finals: 9 February 2019
  • Final Round, valediction and prize distribution: 10 February 2019

Prizes

  • Winners/ Best Team – Trophy and Cash Prize of Rs. 50,000/-
  • Runner-Up/ Second Best Team – Trophy and Cash Prize of Rs. 25,000/-
  • Best Speaker of the Competition – Trophy and Cash Prize of Rs. 10,000/-
  • Best Memoranda – Trophy and Cash Prize of Rs. 15,000/-

Contact

For any information regarding the competition and clarifications: moot@law.christuniversity.in

Faculty Coordinators:

  • Dr Shiju MV (+91 – 98997 03105)
  • Mr Chetan Dixit Jayantrao (+91 – 82754 48587)

Student Convenors:

  • Mr Mithel Reddy R (+91 – 96329 83839)
  • Ms Shilpa Sai (+91 – 96638 24904)
  • Ms Keerthana Nagaraj (+91 – 78999 29191)

Fore more details, click HERE 

Law School NewsOthers

The Advanced Criminal Law Studies Committee of School of Law, CHRIST (Deemed to be University), Bengaluru after having successfully hosted the past three editions of National Trial Advocacy and Judgment Writing Competition is pleased to announce the 4th edition of the same from 31st of January to 2nd of February 2019.

About the Trial Competition:

The Trial Advocacy Competition is aimed at nurturing and creating opportunities for development of the skills of litigation, evidence establishment and examination in Trial Courts. The Judgment Writing Competition is with the purpose of enhancing the reasoning and writing skills of budding lawyers and students aspiring to opt a career in Judiciary.

Who is it for/eligibility:

The Competition is open for all students who are pursuing three or five-year LL.B. Degree Course in Universities/Colleges/Law Departments in India, as recognized by the Bar Council of India.

Team size: The team shall consist of three Members only: Two Speakers and One Researcher.

Registration Procedure: The participation in the 4th SLCU National Trial Advocacy and Judgment Writing Competition is restricted to 24 teams only. The first 24 teams that confirm and complete the final registration formalities as enumerated under Article 8 of the Rules of the Competition shall be entitled to participate in the said Competition.

The slots shall be reserved based on a ‘first come first serve basis’. The first 24 teams through their respective Official College’ Email ID or Moot Court Society/Moot Court Association Email ID to send the duly filled Registration form(with Signature & Seal affixed by the concerned authorities) and the scanned copy of the Demand Draft of the Registration fee and accommodation fee (if required by the Team) by an e-mail to criminallaw.committee@law.christuniversity.in with the subject of the e-mail as ‘Final Registration: 4th SLCU NTAC 2019_your respective College/University name’ shall get their slot reserved.

Kindly note that only one team per College/Institution/University shall be permitted to take part in the Competition.

Fee Details: The Teams shall pay a non-refundable registration fee of INR 5,000/-(Rupees Five Thousand only) by way of Demand Draft and an additional non-refundable amount of INR 3,000/- (Rupees Three Thousand only) by way of Demand Draft for availing accommodation drawn in favour of ‘CHRIST UNIVERSITY’, payable at ‘Bengaluru’.

Deadlines/dates: The interested teams are requested to send the scanned copy of the final Registration form and Demand Draft to criminallaw.committee@law.christuniversity.inon or before 10th January, 2019, 11:59 PMand the hard copy of the Registration form and the Demand Draft, on or before 20th January 2019.

The Trial Proposition shall be released soon. Kindly note that there shall be no Memorial Submission for the same.

Contact info: E-mail address: criminallaw.committee@law.christuniversity.in

Student Conveners:

  1. Siri Prasad – siri.prasad@law.christuniversity.in +91 7353297024;
  2. Pushkar Keshav – pushkar.k@law.christuniversity.in  +91 9902592997

School of Law, CHRIST (Deemed to be University), Hosur Road, Bengaluru – 560 029.

For the Rules of the Competition, refer 4th SLCU-NTAC, 2019_Rules

and the Registration form, 4th SLCU-NTAC, 2019_Registration_form