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.
Conference/Seminars/LecturesLaw School News

The Centre for Human Rights Studies, Jindal Global Law School are starting a series on The Politics of Family Law Lecture Series. We will kick off the series with an issue from the periphery of mainstream Family Law in India. On Friday, 10th August, Laetitia Warjri will give a talk on the discriminatory and retrorade Khasi Lineage Bill, 2018, that is currently being debated in Meghalaya.

Topic: “Customary and Codified Law: What do they mean for a community as small as the Khasis.”

Short Bio of Speaker: Laetitia Warjri is a political researcher and aide to Professor MV Rajeev Gowda, MP Rajya Sabha at the Congress Research Department and Think Tank. Laetitia was formerly Assistant Editor at Harper’s Bazaar India. She has an LL.B. from Delhi University’s Campus Law Centre and an undergraduate degree in English (Hons.) from St. Stephen’s College, Delhi.

Abstract: The talk will focus on the debate generated by the proposed Khasi Hills Autonomous District (Khasi Social Custom of Lineage) (Second Amendment) Bill, 2018, that seeks to strip Khasi women who marry non-Khasi men, of their group identity and associated legal rights. The Sixth Schedule to the Constitution provides special rights and protection to tribal-dominated areas of 4 States, namely, Meghalaya, Assam, Tripura, and Mizoram. What do these rights entail and can they undermine the customs that they profess to protect? The talk will touch upon the complexities resulting from the interaction between constitutionally-protected rights, age-old customs, and the problem of scarce resources causing conflict between the two.

Date and Time: Friday, 10 August, 2018, 2:00 pm –  3:30 pm

Venue: Classroom 46, 1st Floor, T3, O.P. Jindal Global University, Sonipat Narela  Road, Sonipat-131001, Haryana (NCR of  Delhi)

Coordinator: Prof. Saptarshi Mandal, Assistant Professor & Assistant Director, Centre for Human Rights Studies, Jindal Global Law School. saptarshi@jgu.edu.in

 

Conference/Seminars/LecturesLaw School News

New Law College, Bharti Vidyapeeth University, Pune is organising 10 days’ Lecture Series on “Gender, Law and Equality: Emerging Issues” from 1st August to 11th of August, 2018. The concept of gender justice and it’s emerging dimensions are gaining in the global world. The lecture series will focus on understanding the laws, it’s procedural intricacies and judicial decisions aimed at gender justice.
The participants after completing the lecture series will be able to:
(a) Understand gender, gender concepts, and definitions relating to it.
(b) To reflect on gender and gender differences and their implications in society.
(c) To become familiar with the national and international legal framework for gender equality.
Registration Date: 24th-28th  July, 2018
Registration fees : Rs 500 to be paid in cash (College Office)
Registration for non-NLC students: The students can  download the registration form from  www.bvpnlcpune.org. The scanned copy of   the   registration   form   signed   by   the principal, bearing college seal should be sent on   newlawcollege@yahoo.co.in  on  or  before  28th July 2018. The registration fee Rs. 500 can be paid in cash by the students on the first day of program for which receipt will be given them.

Note:

  • Certificate will be given to the participants.
  • No conveyance will be given to the students.
  • The registration is restricted to 2 entries from each college.
The lecture series will be conducted with inputs from expertise including judges, lawyers, academicians and persons having field experience.
For further information, click HERE.
For Registration Form, click HERE.