Law School NewsOthers

DSNLU is conducting National Workshop on civil trial advocacy from 1st March to 3rd March 2019.

About University:

DSNLU is a National Law University established by State of Andhra Pradesh, situated in a serene hill view surrounding at Sabbavaram, Visakhapatnam.

DSNLU inaugurated the Legal Incubation Centre in 2018. The objective of the Legal Incubation Centre is to develop legal entrepreneurship skills among young lawyers and act as an institutional mechanism to provide services to budding lawyers and law students to effectively learn the art of advocacy and bridge the gap between theory and practice.

OBJECTIVES OF THE WORKSHOP

  • To develop Advocacy skills.
  • To develop Court room Etiquette.
  • The 21st century competitive era expects highly qualified and skilled professionals for practice of law. The law firms expect more than just graduation or basic knowledge of law. In addition to subject knowledge, law firms expect skills of drafting, trial, entrepreneurship, etc.

Such multifaceted skills can only be achieved through regular, systematic, continuous learning and training. The Continuous Legal Education aims at periodical learning and DSLIC aspire to be a part of this process.

The most important skill required for a counsel is drafting and pleading. Budding legal professionals should not only be equipped with English language, but also have legal language both in written and oral form. Even after a few years of practice, many young practitioners at times, lack proficiency to present a case before the Judge. Law gives no chance for a common man to plead ignorance of law, so even if expertise is not a requisite, lack of basic skills places young and budding lawyers to discomfort when they enter the profession.

The purpose of the workshops organized by DSLIC is to: augment their knowledge in theory, put it in practice, equip them with requisite skills to effectively present their case, and protect their client’s interests without jeopardizing client’s legal rights. The DSLIC first conducted a Crime Scene Investigation Competition and a Workshop on the Criminal Trial Advocacy. This time DSLIC is organizing a workshop on Civil Trial Advocacy to be chaired by retired High Court and Trial Court Judges and eminent practitioners.

The workshop on Civil Trial Advocacy proposes to hone the advocacy skills of young practitioners and interested students who have flair, with an aim to instill proficiency to the participants in the field of civil law practice. The three-day workshop emphasizes on the various aspects related to Civil Laws ranging from questions on Torts, Transfer of Property, Commercial Law, Family Law etc., including question of jurisdiction, fact in issue, relevance, appeal, review and revision. It provides a platform to the participants to attain practical knowledge and help them develop their advocacy skills.

GUIDELINES

  • It is a residential program and participants will be provided first class accommodation on the campus, built exclusively for Research and Skill Development Programs.
  • The material for the workshop will be sent to the participants after the Registration.
  • The pleadings are to be drafted as per the requirements of the court of law (Assuming the jurisdiction to be in Visakhapatnam Courts or the High Court of Andhra Pradesh as per the material that will be mailed). The pleading and arguments are to be drafted on the facts mailed to the center’s email id, representing both the parties.
  • The soft copies of the pleadings are to be sent to the e-mail id – dsnlulic@dsnlu.ac.in
  • DSLIC promotes minimal usage of paper. So, only the soft copies of the fact sheets for the sessions will be mailed.
  • Eligibility – Advocates Enrolled with Bar Association for 0- 5 years. The students who have completed the Procedural and Clinical Papers are also eligible for Registration.
  •  The Rules for Drafting are:
  • Font Style – Times New Roman Font Size – 12
  • Line Spacing – 1.5
  • Citation Style – 19 Blue Book Edition
  • The participants have to attend the Workshop in formals only and be present in all the sessions.
  •  The last date for Registration is 17 February 2019.
  • The Organizing Committee reserves the right to add, amend or repeal any of the above guidelines.
  • The registration form and the payment receipt have to be e-mailed to DSLIC on or before 17 February 2019. The registration form to be scanned and sent.

 The fee for the three-day workshop includes Food and Accommodation.

Registration Fee: Rs. 4000/-(per participant) Payable through DD/Internet Banking

 

BANK DETAILS:

A/c No: 283710100024089

A/c No: Registrar, Damodaram Sanjivayya National Law University

Bank Name: Andhra

Bank Branch: Sabbavaram

IFSC Code: ANDB0002837

Faculty Advisor : Dr. Nandini C.P. nandinicp@dsnlu.ac.in, 9949221603.

To Apply https://dsnlu.ac.in/wp-content/uploads/2019/02/CTA-B-7-Feb-2019.pdf

Organizing team:

Mr. Arvindh Nath Tripathi ( Convener)

Dr. N. Bhagya Laxmi (Research)

 Contact Numbers: DSLIC Members

7013366331

9874145654

Law School NewsOthers

University is a place where students tend to learn through process and develop it further into their ideology. It is the prime spot where the process which involves thinking of an individual can be enhanced or developed. The goal setting up of universities as different from the schools is also the same. So this pursuit of Drishtikon is a small step toward more wholesome development.
Drishtikon has been started by four students of 3rd Year batch which stood as a major success. It has been step up in way as to the core members of the drishtikon will be the moderators for the topic respectively. The topic for the discussion will be chosen by one of the moderators and disclosed very spot of the discussion. The idea behind this endeavor of Drishtikon is to have an exchange of thoughts and perspectives between students who largely come from various parts of the country.
Drishtikon has conducted discussions on various issues:
1.Sabarimala Temple: Issue and Judgment
2.Third Party Intervention in Kashmir issue
3.Moral Policing
4.Supreme Court’s Judgment on Adultery
5.Porn Ban by Uttarakhand HIgh court
6.What Role does religion play in development of society
The major discussion conducted by the student body is regarding Expenditure of Public money by the Government for ulterior motives(statute of unity issue)
Law School NewsOthers

DSNLU is organising a Quiz on Sports Law, ‘VENATUS’19- Third DSNLU National Sports Law Quiz Competition’ on 10th of March, 2019.

VENATUS’2k19 is aimed at sensitising the students of law on the emerging field of Sports Law. Sports Law is an amalgamation of all the legal fields of study. In the sub-continent, the field of study, is still at a nascent stage and requires adequate research and is gradually emerging as an important branch of Law. DSNLU identifies the need to encourage the next generation of lawyers to gain expertise in the field and train themselves to protect the interests of players, organizations, franchises, audiences and other stakeholders in this space.

This year’s Competition is the 3rd Edition of National Sports Law Quiz Competition. Its predecessor is ‘VENATUS’17- Second DSNLU National Sports Law Quiz Competition’ conducted on 24th of September, 2017 as part of the 10thFoundation Day celebrations (TENTH OCTUS). The first edition VENATUS’16, which was organized on 25th of September, 2016 as a part of NINTH MYLE, the Ninth Foundation Day Celebration of DSNLU.

Venatus’16 was a perfect blend of Law & Entertainment and has seen PAN India participation. The 2016-edition of the event was successful, with the auspicious presence and enlightenment on Sports Law, given by Justice C V Nagarjuna Reddy (Judge at High Court of Judicature at Hyderabad) to more than 500 audiences. With the kind of response received from the first edition, the second edition was conducted with much more Encouragement, Enthusiasm and Excitement for which Mr Shivam Singh (Sports Law & Disputes Resolution Counsel, Chamber 20A) has graced the inaugural ceremony, which is even more successful.

The competition is an ideal platform for law students and sports enthusiasts from all across the country. The participant’s knowledge and quizzing instincts will be put to test in a series of rounds filled with legal knowledge, excitement and ecstasy. The participants are tested on subjects of Intellectual Property Rights, Contracts, Employment, Competition and Doping Laws Rules & Regulations and any other allied area of Sports Law.

Teams from the Universities interested in participation may indicate the desire by filling up Registration form before 25th February 2019.

Out of the submitted Registration Forms, 12 teams will be selected by the Organisers on first-come-first-Serve basis. We are looking forward to receive your Registration. We are hoping for your favourable response.

Format of the Competition
  • Team Cap: – The VENATUS’2k19 National Quiz Competition can at the maximum accommodate only 12 teams (2 members per Team). The Teams shall be selected on First-come-first-serve basis.
  • Rounds: – The competition shall be classified into Preliminary Rounds, Qualifier Rounds and Final Round. Further, each of the above said three rounds would be classified into sub-rounds.
  • Elimination: – Among the 12 Teams, four Teams shall be eliminated after the Preliminary Rounds and the next four teams after Qualifier Rounds and only four Teams shall be left over for the Final Rounds.
  • Prize Money: – Winner Team – Rs 20,000/-, Runner’s Up Team – Rs 15,000/-
Rules of the Competition (Includes other necessary information)
  •  The Quiz is open for all 5 year/ 3 year LLB Students.
  • Each team must be of maximum two members and both the members should belong to the same Law University/College.
  • Cross university/college teams are not allowed.
  • The Quiz shall be in English.
  • There can be no change in the composition of the team. Any changes would result in fresh registration on the part of the team.
  • The rules of the Quiz can be changed by the organizers at any time.
  • All decisions made by the Quiz Master/organizers are final.
  • In the event of any non-adherence to rules or unfair practices during the quiz competition, the team concerned shall be disqualified immediately.
  • The Winners of the quiz competition shall be awarded with the cash prizes and merit certificates.
  • All participating students will also be awarded participation certificates.
  • In no case, shall the registration amount be refunded.
  • Students (both members of the team) must carry a valid University/College ID Card or a Bonafide letter from the University/College, to present at the time of registration.
  • Participants will be responsible for their own safety and the safety of their property.
Registration
  • Google Form: The Teams shall register for the quiz competition through the online Google forms by 25th February 2019.
  • Payment of Fees: – Each Team shall pay Rs 1000/-(Inclusive of Competition Kit, Food, Boarding and Lodging) towards registration fees. The payment can be done through any of the following three modes.
    • Bank Account Deposit: – Fees can be directly deposited to
      Account No – 283710100024089Bank Name: – Andhra Bank
      Account Name: – Registrar, DamodaramSanjivayya National Law University
      IFSC Code: – ANDB 000 2837
      Address: – Sabbavaram branch, Visakhapatnam, 531035

Note: Payment has to be completed before 01st March 2019 and the payment receipt must be sent through mail to venatus@dsnlu.ac.in

Online Payment: Payment through UPI or NEFT and other Internet and Mobile Banking services to the below-mentioned Bank Account.

Facilities Provided
  • Accommodation: –Participants will be provided with accommodation facilities from 12:00 PM of 09/03/2019 to 06:00 AM of 11/03/2019 in the University. However, facility could be extended further on the payment basis.

Faculty Advisors

Student Coordinator

Call For PapersConference/Seminars/LecturesLaw School News

DSNLU Visakhapatnam is organizing it’s first ever flagship event on direct taxes on titled as ‘National Conference in Contemporary Aspects of Direct Tax’ scheduled to be held on 16th of March 2019.
Marking the presentation of the Budget this conference is a unique attempt to reach out to vast audience interested in the emerging taxation issues related to direct taxes. Income tax is calculated at specified rates on total income of a person and paid directly to the central government. The conference aims to discuss implications of income tax for individuals, partnership firms corporations industries etc.
The conference aims at enlightening the audience to understand the contemporary issues of taxes. Lectures will be delivered by prominent luminaries on direct taxes will discuss on contemporary matters related to capital gains tax deductions and exemptions, tax evasion and avoidance, matters related to real estate and international taxation, GAAR and related issues which are significant for the students, scholars and industries.
Themes for conference and call for papers:
  • Issues and challenges pertains to taxation of capital gains.
  • Recent trends on tax exemption and deductions.
  • Interplay between income tax and Real estate regulations Act.
  • Legal Aspects of tax evasion and avoidance.
  • International Taxation and transfer pricing issues.
  • Base erosion and profit shifting (BEPS)
  • Direct taxes dispute resolution and ADR.
Submission Guidelines to call for papers:
  • The Word limit for abstract is 300-500 words in times new roman, 12 font size 1.5 spacing.
  • The abstract must be accompanied with biography details of author’s along with the title of paper (Name, Designation, Institutional affiliation, contact No, and email address)
  • The abstract must be submitted on or before 16th February 2019. The selection of abstracts would be intimated on 18th February, 2019.
  • The registration for the symposium shall be done after the selection of abstract.
  • The full paper should be of 3000-5000 words(exclusive of footnotes) and needs to be submitted on or before 8th March 2019.
  • The body of the submission must be in Times New Roman, 12 font size and 1.5 spacing.
  • The footnotes must be in Times new roman, 10 font size and single spacing. The margin of 1 inch on all sides must be maintained throughout the paper. The Bluebook(19th Edn) style of citation must be strictly followed.
  • All submissions should be sent in doc/docx format only.
  • Any non compliance with the prescribed guidelines would lead to prima facie rejection.
  • Co-authorship is allowed upto two authors
  • No part of the paper should have been published earlier nor should it be under consideration for publication.
  • All the submissions should be sent through e-mail to cfptax@dsnlu.ac.in
  • Selected few papers will be published in a book with an ISBN number.
Important Dates:
For conference:
  • Registrations open from: 02-02-2019
  • Last date for registration: 14-13-2019
  • Date of ‘conference: 16-03-2019
For call for papers:
  • Abstract Submission: 16-02-2019
  • Intimation of selected abstracts: 18-02-2019
  • Full paper submission: 8-03-2019
  • Presentation of paper: 16-03-2019
Registration fee:
  • Rs 1000/-(for students)
  • Rs-2000/-(for scholors, academicians, Corporates,industries,Ngo’s and others)
Payment details:
Account Name: Registrar, DSNLU, VISAKHAPATNAM.
State:  Andhra Pradesh,
Pincode: 530017
IFSC Code: ANDB0002837
Branch Waltair, MICR: 530011020
Branch Code: 000633
Account No: 283710100024089
Accommodation:
Moderate Accommodation will be provided at DSNLU Training center
Venue: Seminar hall, academic block, DSNLU, Sabbavaram, Visakhapatnam-531035
Contact details:
1. Siva Rama Raju 8500118765
2. Vamsi Krishna Bodapati 7036100361
3. Khaja Basha 9542987319
Conference/Seminars/LecturesLaw School News

The profession of law and psychology share little in terms of how they conceptualize their subject matter- people”. Some would tend to disagree with this statement, suggesting that law and psychology are two separate fields; they are united by their interest in human behavior. Psychology seeks to understand and explain human behavior while law seeks to regulate human behavior. With both fields making assumption about what causes people to act the way they do.
In India laws pertaining to mental health include the protection of Human Rights Act, 1993. Persons with disability Act 2016. The National Trust Act 1999, protection of women Mental Health care Act 2017. A prominent statutory legislation regulating narcotics which has an impact on mental health care is Narcotic Drugs and Psychotropic Substances Act (NDPS) Act 1985. The mental health care Act 2017 provides for mental healthcare and services for persons with mental illness and to protect, promote and fulfill the rights of such persons during deliveryof mental health care and services and for matters connected therewith or incidental thereto.
Seminar Objectives:
1. To provide to legal educators psychiatrist, psychologist, academician, professionals and researches for sharing knowledge and experience in dealing with the problems and perspectives of mental health from the view point of legal implications and provisions of mental health care Act 2017.
2. To throw light on the critical issues, case laws reflecting the violation of rights of the children with mental disabilities in the institutions and the community.
3. To bring modifications and amendments in the existing laws, the methods of treatment and rehabilitation of the patients.
Themes:
1. Promotion of Mental health and prevention of mental disorders under the mental health care Act 2017.
2.Legal issues relating to treatment.
3. Mental health laws and rights.
4. Legal issues rights for mental health in juvenile justice.
5. Emerging trends in mental health.
6. Legal protection from cruel, Inhuman and Degrading treatment.
7. Conventions on the Rights of persons with mental disability.
8. Psychology of child victims of sexual offences and abuse.
9. Mental health and delinquency.
Submission Guidelines:
  • The word limit for abstract is 300-500 words, in times new roman and line spacing of 1.5.
  • The abstract must be accompanied with details of Author and Co-Author along with the title of the paper(Name, Designation Contact details etc.
  • The Abstract must be submitted on or before 15-02-2019.
  • The selection of Abstracts would be intimated on or before 18-02-2019.
  • The Registration process for this seminar shall be done only after the selection of the abstract.
  • The full paper should be of 3000-5000 words (exclusively of foot notes) and needs to be submitted on the paper before 28th February 2019.
  • The Body of submission must be in the times new Roman, with 12 font size and single spacing.
  • The margin of 1 inch in the paper is to be maintained through out the paper.
  • The citation style to be strictly followed is BLUEBOOK (19th Edn).
  • All submissions must be made in dox/docx format only.
  • Any Non-compliance with the prescribed guidelines would lead to prima facie rejection.
  • Co-authorship is allowed upto two authors.
  • Note: No part of the paper should have been published earlier nor should it be under consideration for publication.
  • All submissions should be sent to slmb@dsnlu.ac.in
  • Selected few papers will be published in a book with an ISBN number.
Important Dates:
  • Deadline for Abstract submission:    15th Feb 2019
  • Intimation of selection of Abstract:     18th Feb 2019
  • Registration:                                        19th Feb 2019
  • Deadline for full paper submission:     3rd March 2019
  • Date of Seminar:                                  7th March
Registration Fee:
  • Research Scholars and students Rs 1,500/-
  • Academicians & professionals:     Rs 2000/-
  • Each of the Co- authors need to register separately.
Mode of Payment:
The above mentioned fees should be paid through DD or NEFT in favor The Registrar DSNLU, Visakhapatnam payable at Andhra Bank.
Account Name: Registrar, DSNLU, VISAKHAPATNAM.
State:  Andhra Pradesh,
Pincode: 530017
IFSC Code: ANDB0002837
Branch Waltair, MICR: 530011020
Branch Code: 000633
Account No: 283710100024089
Law School NewsMoot Court Announcements

Damodaram Sanjivayya National Law University, Visakhapatnam is organizing its 5th Edition of Damodaram Sanjivayya National Moot Court Competition from Feb 22-24, 2019.

There has been a whirlwind of developments in the global markets through the recent years and it has nothing but created a powerful impact on the domestic Indian market with large-scale developments in various sectors, further leading to competition amongst not only corporate giants but also the fairly new setups, aiming to gain a place for themselves.

Free and fair competition is one of the pillars of an efficient business environment. Competition is indeed tough! The Competition Law is still in its nascent stages, growing rapidly. Thus, realizing the need of the current market scenario and the interest of the students, Damodaram Sanjivayya National Law University (DSNLU) is proud to declare its 5th DSNMCC 2019 on the subject of Competition Law.

The Competition shall be held from 22-24 February, 2019 at the University campus in Sabbavaram, Visakhapatnam.

The previous editions have seen participation from different law schools across India. We are proud of the highly distinguished panel of judges in our previous editions. This year, we strive to make the 5th Edition more successful than the previous editions.

Judgment writing competition

In light of the recent amendments in the Rules of Judiciary i.e., removing the 3-year mandatory practice as an eligibility criteria, many students shall now have the opportunity to enter the Judiciary right after graduation. However, even though the clause for mandatory practice has been done away with, the art of Judgement Writing is highly valued in this field.

Therefore, with a visionary motive to aid the students inculcate the art of Judgment Writing, DSNLU proudly announces its 1st Edition of Judgement Writing Competition, in association with the 5th Damodaram Sanjivayya National Moot Court Competition, scheduled to be conducted from 22nd-24th February, 2019. We invite all the participating teams to reap the benefits of this opportunity.

Eligibility Criteria

Law schools/ Colleges/ Institutes/ Universities, recognized by the Bar Council of India, are eligible to participate in the competition. The participants should currently be pursuing their Bachelor’s degree in law i.e., Three Year or Five Year Law Courses.
Only one team can register from a particular Law School/ College/ Institute/ University to participate in the Competition. There is a team cap of 32 teams.

Important Dates
  • Registration Opens: 19th December, 2018
  • Last Date for Online Registration and payment of fees: 10th January, 2019
  • Last Date for Seeking Clarifications: 11th January, 2019
  • Last Date for softcopy submissions of memorials: 13th February, 2019
  • Dates of the Competition: 22nd – 24th February, 2019
Contact

Kindly direct all your queries to the undermentioned:
DSNMC Committee
E-mail: dsnlumcs@gmail.com

Ms. Vaishnavi Eshwar
Student Convener, MCC
Ph. No.: +91 8851553788
E-mail: vaishnavieshwar@dsnlu.ac.in

Ms. Abhipsha Mohanty
Student Co-Convener, MCC
Ph. No.: +91 7036008613
E-mail: abhipshamohanty@dsnlu.ac.in

Law School NewsOthers

CARDS committee of DSNLU, organizing the 3rd edition of flag ship event Arbitration tour to Paris scheduled for 1-5 February 2019.

The Link to register for the above mentioned event  www.tourdearbitration.com

DSNLU, Cards is conducting the flagship event of Damodaram Sanjivayya National Law University. We provide platform to Indian Students, Foreign students and Young Professionals to register themselves to the tour of arbitration as the topics deal with effective Advocacy in International Arbitration and also How to make institutional arbitration work also an interface between domestic courts as well as arbitration tribunals, recent trends in international arbitration Hosted by Gide Loyrette Nouel, cleary Gottlieb and other famous arbitrators.

Important to Note:

Eligibility:

Open to Students, Young Practitioners, Practitioners, Scholars, Professors and any individual interested in the field of Arbitration.

Registration Fee:

  • Indian Students:  EUR 50
  • Foreign Students: EUR 70
  • Young Professionals: EUR 100

Note: The fee is NOT inclusive of Accommodation and Travel Logistics. However, on request, guidance shall be rendered on the recommended choice of accommodation and travel itinerary.

Certificates shall be provided to the participants. Entry is strictly limited to 50 participants only.

For any queries, contact : Roselin Sara Alex: cards@dsnlu.ac.in| tourdearbitration@gmail.com

Contact No:  +91 9926144300