Law School NewsOthers

With a view to change the name of the National Law University situated at Tamil Nadu, the State Legislature has passed the Tamil Nadu National Law School (Amendment) Act, 2018 amending the provisions of the Tamil Nadu National Law School Act, 2012. The amendment changes the name to Tamil Nadu National Law University (“TNNLU”) which was formerly known as Tamil Nadu National Law School (“TNNLS”).  This was a long time discussion of the management of the law school to change its name.
Law School NewsOthers

A One Day English-Tamil-English Translation Workshop is to be organised by the Centre for Competition Law (CCL), Tamil Nadu National Law School (TNNLS) University, Tiruchirappalli on 28th July 2018. The workshop shall be on translation of Legal Documents from English to Tamil with Specific Reference to Competition Law. The workshop is restricted to 2nd, 3rd and 4th-year TNNLS students. Registration closes on July 21 (Saturday), 2018 (11:59 pm IST). Selection to the workshop will be based on a two stage process. The first stage involves application before the prescribed deadline and next stage will require the students to translate a page long selective content from the Competition Advocacy Booklet from English to Tamil, following which, the same will be scrutinised by the CCL members, TNNLS.
Topic: Translation of Legal Documents from English to Tamil with Specific Reference to Competition Law

Content Type: Classroom

Workshop Facilitators:

Hon’ble Justice Prabha Sridevan, (Retd.) Madras High Court;
Representative from the Law Department, Government of Tamil Nadu;
Professor Palaniarangasamy (Retd.), Tamil University, Thanjavur;
Two Representatives from the Competition Commission of India (CCI), New Delhi

Duration: 6 hoursTime/Venue: 10.00 am to 04.30 pm on Saturday July 28, 2018 at the Seminar Hall, UG Block, TNNLS

Target Audience: Those who need to learn and apply English-Tamil-English translation skills in your work.

For further details, please contact:  Mr. S. Mohammed Azaad, Workshop Coordinator & Assistant Professor of Law, +91 – 98404 81219

Mr. C.R. Shriram, Workshop Coordinator & Assistant Professor of Law, +91 – 97907 98081

For further details, click HERE.

Law School NewsOthers

ABOUT TNNLS: The Tamil Nadu National Law School (TNNLS) established in 2012, was a welcome addition to India’s National Law Universities. Its admirable infrastructure and academic ambiance foster the students’ desire to excel. The School and its faculty constantly strive to cultivate and nurture the spirit of excellence among the students. The School since its inception has attempted assorted strategies to create a spirited scholastic atmosphere. The liberal yet demanding academic culture coupled with the friendly atmosphere have ensured that students are able to harness their full potential and contribute in their choice. The weekly debates, moot courts, seminars, and discussions provide them with a platform to hone their legal skills which helps them in having a panoramic view in social thinking. Along with imparting legal education as per the Bar Council of India (BCI) prescribed law courses there is a convergence between Humanities, Social Sciences, Management Studies and the Law in both developing and executing the curriculum in the degree courses. The School is introducing the Post-Graduate Programmes of LL.M and Ph.D. from the academic session in 2018.

The University has been recognised by the University Grants Commission under Section 12(b), UGC Act, 1956. Recently, the University has been empanelled by the Competition Commission of India (CCI).

POST GRADUATE PROGRAMME SUMMARY: The Tamil Nadu National Law School (TNNLS) one-year LL.M. is a regular, full-time intensive programme on semester pattern comprises of three streams i.e. LL.M. (Corporate and Securities Laws), LL.M. (Intellectual Property Laws) and LL.M. (Natural Resources Law). It shall spread over one academic year of 36 weeks duration consisting of two semesters of 18 weeks each. As per UGC regulation, the one-year LL.M. programme shall have three mandatory courses, four specialization courses, two elective courses and a dissertation. Thus, a candidate admitted to the one-year programme shall complete an overall nine courses and a dissertation for the award of the degree.

LL.M SPECIALIZATION*

LL.M. (Corporate and Securities Laws):

1. Corporate Finance Law

2. Law of Securities and Derivatives Contracts

3. Corporate Governance

4. Corporate Restructuring (Mergers, Acquisition etc.)

5. Corporate Insolvency and Bankruptcy Law including Revival of Sick Companies

6. Corporate Taxation Law (Direct Taxation)

7. Law and Practice of Shareholder’s Agreements

8. Corporate Compliance, Investigation of Corporate Matters and Adjudicatory Mechanism

LL.M. (Intellectual Property Laws):

1. General Principles of Intellectual Property Laws

2. Law and Practice of Patents

3. Pharma Patents and Access to Medicines

4. International IP Law and Policy

5. Intellectual Property Rights and Litigation

6. Copyrights and Access to Knowledge

7. Law of Plant Varieties and Farmer’s Rights

8. Law of Trademarks and Geographical Indications

9. Intellectual Property and Competition Law

LL.M. (Natural Resources Law):

1. Rights relating to Natural Resources

2. Property Rights over Land

3. Law relating to Water

4. Legal Regulation of Forests and Wildlife

5. Mines and Mineral Laws

6. Energy Law and Regulation

7. Bio-Diversity and Biological Resources

ADMISSION PROCEDURE: Admission to this programme is based purely on merit through the Common Law Admission Test CLAT conducted by the National Law Schools or by any other test as may be decided by TNNLS, Tiruchirappalli.

ELIGIBILITY CRITERIA:  3/5 years B.L. or LL.B. or B.L. (Hons.) or LL.B. (Hons.) or its equivalent with not less than 50% marks in aggregate.

STUDENTS INTAKE: The intake for the academic year 2018-19 including all the three streams of one-year LL.M. programme shall be 18. The University reserves the right to fix the minimum number of students required for each specialization every academic year

*The actual number of courses offered will depend on the decision of TNNLS.\

Conference/Seminars/LecturesLaw School News

The Tamil Nadu National Law School (TNNLS), Tiruchirappalli, under the aegis of Constitutional Law Society, conducted the First Habibullah Badsha Memorial Lecture on 7th April, 2018 at its campus with the key note address delivered by Senior Advocate Mr. Arvind P. Datar, presided over by the Hon’ble Chief Justice of Madras High Court and Chancellor of Tamil Nadu National Law School, Hon’ble Ms. Justice Indira Banerjee. The memorial lecture witnessed the participation of Hon’ble Justice T.S. Sivagnanam, Additional Advocate General Mr. C. Manishankhar and other senior advocates of the Madras High Court, the children of Mr. Habibullah Badsha, judicial officers, officers of the State Administration, and bureaucrats of Tiruchirappalli district as well as the faculties and students of TNNLS.

The memorial lecture started with the welcome speech given by Mr. Pritam Dey, Faculty advisor of Constitutional Law Society, TNNLS and the inaugural address was given by the Hon’ble Vice-Chancellor Prof. (Dr.) Kamala Sankaran who highlighted the achievements and growth of TNNLS and its commitment to quality legal education. She also highlighted the institution being selected for the Unnat Bharat Abhiyan scheme which would enable it to widen its outreach programme in and around TNNLS.

Following the Vice-Chancellor’s address, Mr. Abdul Jabbar Suhail, son of Mr. Habibullah Badsha spoke on the legacy of his father, while adding that dedication and commitment to the profession would help one reach greater heights. He also highlighted his father’s stint as the Public Prosecutor during the time of Emergency, where he fought for the those wrongly accused at the Court ferociously without any fear.

The Presidential Address was delivered by the Hon’ble Chief Justice of Madras High Court, Justice Ms. Indira Banerjee who praised the legacy of Mr. Habibullah Badsha despite not being able to meet in person. She also praised TNNLS for its high standard of legal education and urged the students and the lawyers to be committed to the independence of judiciary, wherever and in whichever position we were. She also appealed to devote some time for the underprivileged sections of the society who do not have the means to access justice.

Highlighting the honour and respect earned by Mr. Habibullah Badsha and recounting his earlier days in Tiruchirappalli where he was enrolled as a part-time lecturer, Mr.Arvind P. Datar, key note speaker for the lecture memorial, spoke on the need for balancing the right to privacy and state surveillance. He explained the history of privacy through a discussion on the important case laws that contributed to the jurisprudence of privacy in India. He also expounded on the development of privacy in the United States and how the dissenting opinions of the earlier cases later became the majority opinion both in U.S. and in India.

He also noted that, it is only in the practice of law that, with hard work and dedication to the profession, there would be no failure. An open house discussion was allowed later where students enquired on the intricacies of the debate between Aadhaar and right to privacy.
Finally, the event ended with a vote of thanks.