Law School NewsOthers

ILS Law College, Pune presents the competition exclusively for LLM Students.

The competition is designed at the National Level, with the entire three-step process, i.e. registration, case alternatives choice and submission being online, over email.

This is an individual competition and co-authorship is not admitted. The competition is shall be hosted online.

Detailed steps:

  1. Registration:
  2. Kindly register yourself individually by sending a mail with Full Name, College Name and Roll Number to llm@ilslaw.in

In case, of any techincal or otherwise problem, you may also register by sending, Full Name and Roll Number, through SMS or WhatsApp message to Saranya Mishra at (+91) 7506228224.

(Please refrain from calling at first instance, since as organisers your call is valuable and we would not like to miss it)

  1. The last date of registration is 24thJanuary 2019. There is no registration fee.
  1. Case Alternative Choice:
  2. The cases shall be disclosed only to the registered participants via email.
  3. For the purpose of the Competition any of the alternative would have to be chosen by the participant and conveyed to the organiser via email.
  4. The cases are primarily based on the theme of General Public Law.
  1. Submission:
  2. Short Case Analysis of the chosen case has to be submitted by 3rd February 2019 23:59 hrs.
  3. Word Limit for the Submission is 500-600 words.

Evaluation break up is as follows:

1.   Comprehension of the underlying essence of the case 20
2.   Research undertaken (in terms of the precedents found) and cited in the write-up 30
3.   Writing skills, i.e.

 

a.       Content

b.      Logical sequencing

c.       Language and Grammar

d.      Amalgamation of ideas

e.       Creativity

10 for each sub head=50

Prizes for the competition are sponsored by SCC Online/Eastern Book Company.

 

Student Coordinator:Saranya Mishra

(+91)7506228224

Faculty Coordinator:Ms. Sampada Kangane

Mr. Rohit Bokil

Law School NewsOthers

ILS Law College, Pune presents the competition exclusively for LLM Students.

The competition is designed to test research, comprehension and writing skills.

Chapter alternatives for the Competition are as follows: (Any one has to be chosen)

Feminism in the Sub Continent & Beyond: Challenging Laws Changing Laws
ed. Jaya Sagade, Vedna Jivan, Christine Foster
Chapter 1:

“Fair Sex” and Unfair Treatment: Some Reflections on Constitutional Design and Institutional Response with special reference to India (Sanjay Jain & Shirish Deshpande)

Engendering  Law

Ed. Amita Dhanda & Archana Parashar

Chapter 1:

Reasonable Man, Reasonable Woman and Reasonable Expectations (Usha Ramanathan)

Due Process of Law

Abhinav Chandrachud

Chapter 3:

“Due Process of Law” and the Constitutent Assembly of India

Natural Resources Law

P. Ishwara Bhat

Chapter 3:

Socio-cultural Dimensions of Natural Resources Law (Ishwara Bhat, Yogini Oke & Prerna Dhoop)

The soft copies of the chapter shall be made available on registration, post which registered student can decide to author critique of the chapter in 500-600 words on any one chapter of choice.

This is an individual competition and co-authorship is not admitted. The competition is shall be hosted online.

Mode of Registration:

  • Interested students kindly register by 24th January 2019, by sending,  Full Name, College Name and Roll Number, through mail to llm@ilslaw.in
  • In case, of any techincal or otherwise problem, you may also register by sending, Full Name, College Name and Roll Number, through SMS or WhatsApp message to Saranya Mishra at (+91) 7506228224.

(Please refrain from calling at first instance, since as organisers your call is valuable and we would not like to miss it)

  • There is no registration fee.

Last date for submission is 7th February 2019 23:59 hrs.

Evaluation break up is as follows:

  1. Comprehension of the underlying essence of the case
20
  1. Research undertaken (in terms of the precedents found) and cited in the write-up
30
  1. Writing skills, i.e.
  1. Content
  2. Logical sequencing
  3. Language and Grammar
  4. Amalgamation of ideas
  5. Creativity
10 for each sub head=50

Prizes for the competition are sponsored by SCC Online/Eastern Book Company.

Student Coordinator:

Saranya Mishra

(+91)7506228224

Faculty Coordinator:

Ms. Sampada Kangane

Mr. Rohit Bokil

Law School NewsOthers

The gestation period in legal education is longer than any other professional programs in India. The reason being the vastness of the subject to be studied theoretically and equal amount of time required for acquiring the practical skills required post qualification. Though Moot Courts, Mock Trials and Client Counseling activities have played a major role in imparting the theoretical content in practice, however, the simulation of these quasi academic activities do not completely evolve the skills required for practice.

The academic subjects especially procedural laws are the core of legal practice, however, teaching and learning these subjects during the degree programs remain incomplete owing to nature of the subject. Moreover, even practicing lawyers need continuing legal education to upgrade their skills and catch up with contemporary developments in procedural laws.

Thus, to bridge the gap between the academic education and practical skills, and to impart on contemporary developments the program is structured for Judges, practicing lawyers, law teachers, law students, and fresh law graduates.

Dates: 25th August 2018 – 3rd September 2018

Resource Persons: Renowned practicing lawyers from the Bar.

For Schedule, click HERE

Venue: Laxmi Building, ILS Law College.

Time: 6 P.M. to 8 P.M.

Registration: From 7th August to 24th August 2018

Registration Fees: Rs. 5084.75 + Rs. 915.25 (GST 18%) = Rs . 6000/- ( For Current ILS students )

                               Rs. 5932.22 +Rs. 1067.78 (GST 18%) = 7000/- (For Non-ILS students)

Payment Mode: Online. Payment can be done online through Net Banking, Credit Card, SBI Branch (Cash Deposit).

Contact: Faculty In charge: Ms. Smita Sabne

Ms. Deepali Manjarekar – deepali.manjarekar@ilslaw.in, Phone No. – 9922969717

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

The Centre for Public Law at ILS Law College, Pune is pleased to announce its first volume of “Public Law Bulletin”, it’s latest online publication. Public Law Bulletin is the pathway to keep pace with most recent public law news updates, appurtenant judicial pronouncements by High Courts and Supreme Court of India as well as other jurisdictions, while also swivelling through a few intriguing questions of Constitutional interpretation. It also displays public law scholarship, both national and international. Moreover the contemporary public law developments on other leading blogs are also highlighted.
We look forward to your suggestions.
Kindly follow us on: Centre for Public Law Blog: https://ilscentreforpubliclaw.wordpress.com/

Law School NewsOthers

The admissions for Diploma in Human Rights & Laws will commence from 17th July 2018. Last date for applying is 30th July 2018. Interested students can register themselves online through Net Banking, Credit Card, SBI Branch (Cash Deposit). Admission will be confirmed on payment of the fees.

Number of seats : 50

Fees :

1. Rs 10000 + 18% GST = Rs 11800/- ( Current ILS students )

2. Rs 12000 + 18% GST = Rs 14160/- (Non ILS including ex-students of ILS)

Class timings and days : Every Tuesday and Wednesday 8.00 am to 10.00 a.m.

Course Co-ordinator: Dr Sita Bhatia.

The lectures will begin from 31st July at 8.00 a.m.

Course contents:

Module I:      Theoretical/ Philosophical /jurisprudential Approach

Module II:     International & Regional Human Rights Approach

Module III:   Human Rights under Domestic Laws and case laws

Module IV:   Judiciary and Human rights

Module V:     Human Rights of various vulnerable persons and groups

Module VI:   Study of various commissions on Human Rights

Module VII: a) Media & human rights

b) Public Participation & human rights

c) NGOs & INGOs and human rights

Module VIII:   Humanitarian Laws

a) Human Rights & Development

b) Human Rights & Right to self determination

Module IX:  Project/Dissertations on various Human Rights topics/issues

Module X:   Practical and Legal Training

Duration:  2 semesters

Eligibility: 1.  II, III, IV and V year BSL LLB or

    2. .All years of Three Year Law Course (LL.B.) or

    3. Graduation in any faculty

Seats: Minimum 20; Maximum 40

Classes: Tuesday & Wednesday (1.30 p.m. to 3.30 p.m.)

Assessment Pattern:  Written examination   50 marks

  Viva-voce                      20 marks

  Dissertation                  30 marks

   Total                             100 marks

Law School NewsOthers

Human Rights Day(“HRD”), celebrated worldwide, marks the formulation of the Universal Declaration of Human Rights (“UDHR”). ILS Law College, Pune, has been formally celebrating this day at the college level.

In the academic year 2015-16, the theme of the celebration is “Rights of the Disabled and the Aged People”. The celebration is open to all the students of ILS Law College, Pune. The Celebration will be marked by cultural performances, i.e., group dance, band performance and a drama and an interactive presentation on the laws governing the ‘Rights of the Disabled and Aged People’ to portray and convey the message, in a light fashion, that rights do not retire with age or vanish with disability.