Conference/Seminars/LecturesLaw School News

Indian Journal of Law and Public Policy & Ayyubi Law Practices, Alumni Association of Jamia Millia Islamia; New Delhi conducted a National Conference on Identity, Citizenship, and National Register of Citizens, Assam on February 2nd, 2019 at Auditorium, Faculty of Engineering and Technology.
The event was held in two sessions:
The first session dealt with National Register of Citizens, Legal Framework and Implementation and D-Voters: Abundance Precaution or Legal Persecution and was joined by very esteemed panelists, namely:
  1. Prof. Anupama Roy (Centre for Political Studies, School of Social Sciences-II, Jawaharlal Nehru University)
  2. Prof. Sanjoy Hazarika (International Director, Commonwealth Human Rights Initiative)
  3. Mr. Venkitesh Ramakrishnan (Chief of Bureau, The Frontline)
  4. Dr. Ghulam Yazdani (Academic Advisor, IJLPP)
  5. Mr. Fuzail Ayyubi (Advocate on Record, Supreme Court of India)
The panelist heard a number of research papers which were presented by students and independent writers all over India.
Professor Anupama Roy addressed the gathering by stating that “Statelessness is an issue which we need to look at whether our Constitution allows it within the ambit of Constitutional morality”.
The second session dealt with Citizenship Laws in India: Leaning towards Political Rhetoric or Constitutional Morality and Post NRC Regime and Issues regarding Illegal Migrants and Detention Camps. The session was joined by esteemed panelists, namely:
  1. Prof. Mahendra P. Lama (Professor of South Asian Economies, School of International Studies, Jawaharlal Nehru University)
  2. Mr. Mohan Katarki (Advocate, Supreme Court of India)
  3. Ms. Jayshree Satpute (Co-founder, Nazdeek and Human Rights Lawyer)
  4. Mr. Mohammad Nizam Pasha (Advocate, Supreme Court of India)

On several papers, Prof. Lama commented, “The entire discourse we’ve lost the major discourse of how, close to 40 lakh people are illegal and as to who brought them and the role played by paramilitary forces in this. This issue should be looked at from an inter-disciplinary aspect, for instance, the impact on relations of India with its neighbors due to this issue, the shape of the borderline to be considered, etc. Further, it becomes necessary to go beyond legal interpretations and to examine this issue in the context of public interest.”
The valedictory speech was attended by Mr. Salman Khurshid (Advocate, Supreme Court of India) as a Chief Guest. He spoke about the big problem of lack of communication existing in Indian politics with the Congress Party in Assam being unaware of the issue and having never been consulted on this issue. Further, he pointed out that the apex court is incompetent to find a solution to this issue and that it is doubtful whether the people involved in the entire NRC exercise have been given the appropriate training to conduct this exercise. NRC has no mitigating factors and no law can be without its mitigating factors.
For more information, please visit: http://ijlpp.com/conference-proceedings/
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Faculty of Law, Jamia Millia Islamia conducted an extension lecture on Triple Talaq and Shariyat: (Analysis of Legality, Reality, and Legitimacy in the light of the Indian Constitution).

Panelist: 
  • Mr. Shabbir Ahmad (Former Chairman, Dept. of Law; AMU)
  • Nuzhat Parveen Khan (Dean; Faculty of Law; JMI)
  • Mr. A.P. Siddiqui (Registrar; JMI)
  • Mr. Faizan-ur-Rehman (Subject Advisor; Faculty of Law; JMI)
The panel was chaired by Mr. Shabbir Ahmad, who discussed legal and religious aspects of shariat and the instant triple talaq. He intrinsically described the borderline with the contemporary altered reforms which led the women to be a subject of cruelty in the name of religion. He made it abundantly clear the actual stand of shariat in this regard. He described various laws that are actually in the shariat which empower men and women equally but are not taken into consideration in the Muslim Personal Laws, one of them being the right to household women to get reimbursement if she is indulged in any household works, even breastfeeding. He highlighted the role and expectations from the members of the legislative assembly and the waqf board to interpret the shariat and formulate them into the Muslim Personal Laws without alterations so that men and especially women are not treated unequally.
Conference/Seminars/LecturesLaw School News

Mushirul Hasan (15 August 1949 – 10 December 2018) was a historian of modern India and the former Vice-Chancellor of Jamia Millia Islamia. He wrote extensively on the partition of India, communalism, and on the history of Islam in South Asia. His works also awarded him with many awards such as
  • Padma Shri (2007)
  • Mahatma Gandhi National Fellowship by the Indian Council of Social Science Research, (2009–2011)
  • Ordre des Palmes Académiques (2010), the list goes on
He is the author of several remarkable books, some among them are:
  • A Nationalist Conscience: M.A. Ansari, the Congress, and the Raj, (1987)
  • Nationalism and Communal Politics in India, 1885–1930 (1991)
  • The Legacy of a Divided Nation: India’s Muslims Since Independence  (1997)
  • John Company to the Republic: A Story of Modern India (2001)
  • Wit and Humour in Colonial North India (Niyogi Books: Delhi, 2007)
The lecture series is a tribute to all his works and an effort to keep his works alive and make Indians aware of the working of the country and their rights.
Lecture:
The lecture was held in Obaidullah Sindhi Hostel’s committee Room; Jamia Millia Islamia on January 26th, 2019. The topic of the lecture was “Idea of Justice and Equality in Indian Constitution”, the lecture was headed by Prof. Mohammad Asad Malik (Associate Professor, Faculty of Law, JMI) who thoroughly described the ideas that can be extracted from the term “Justice” for justice for someone maybe injustice for the other. He talked about social, economic and political justice etc. and by this, explaining the need for it and the good that it does for the inhabitants of a country. The concept of Equality was reminded to the people present in the lecture, through the articles of the constitution of India and social aspects as well. While talking about these, the lecture came to the topic of reservation, which is a hot topic after recent changes. He talked about how Dr. B. R. Ambedker formulated the governing of reservation processes and what’s left of it, where did we go wrong and where did we change it for good. The Indrasahni Case on Creamy layer was a hot topic in the discussion, where the attendees cross-questioned a lot about the concepts of reservation because it has become complex these days. The lecture ended by discussing Bhimpal Singh case, the Muslim Caste System based reservation, the vertical and horizontal reservation etc. The lecture concluded with a hope that such lecture series will help the people widening their perspective on the social issues and the law, and in doing so making the society a better place to live.