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myLaw: Admission to Litigation Courses

myLaw is a self-learning law platform for students and professionals. myLaw is offering various Litigation Courses.

Courses offered:

  • Fundamental Rights in the Indian Constitution
  • The Essentials of Procedure and Jurisdiction
  • Fundamentals of Civil Drafting
  • Introduction to Drafting
  • International Arbitration
  • A Lawyer's Role in Chambers
  • Advanced Legal Communication
  • Private International Law
  • Advanced Patent Law
  • Introduction to Intellectual Property - I
  • Introduction to Intellectual Property - II
  • A Lawyer's Role in Court
  • Media Laws & Regulations

About The Courses:

Fundamental Rights in the Indian Constitution:
Build a firm foundation for an understanding of the Indian polity with this course on fundamental rights in the Indian constitution.

India chose to include in its constitution, a list of fundamental rights, including rights in relation to equality, liberty, and the protection of minorities, which cannot ordinarily be curtailed by governments. This course will provide a detailed understanding of what these rights mean, the purpose behind their presence in the constitution, and how the Supreme Court of India has interpreted them. It will deliver all the concepts needed to clearly understand these rights and the tools needed to keep this learning up-to-date..

The Essentials of Procedure and Jurisdiction:
Benefit from a comprehensive overview of the legal knowledge required for real-time practice. Every advocate must know the rules of jurisdiction and procedure like the back of his / her hand, and this course gives you this critical knowledge in a clear, simple, and comprehensive manner. Created by expert practitioners of the law, with a focus on fundamentals of writ and Supreme Court jurisdiction, civil and criminal procedure and the principles of evidence, this course is an absolute must for those who aspire to build a successful career in litigation.

Fundamentals of Civil Drafting:
This course will teach you how to draft the whole range of critical documents involved in civil suits, including plaint documents, written statements, affidavits and much more. It will also cover the fundamental aspects of civil procedure. Created by expert practitioners, this course will give you a practical understanding of the essential principles of drafting for civil matters, while also explaining the nature and relevance of the documents required at every stage of a typical civil suit.

Introduction to Drafting:
Acquire one of the most essential skills that a legal professional must have - drafting. This course will teach you the critical rules and principles of drafting legal documents through the eyes of experienced lawyers who have designed this course to give you a completely practice-oriented understanding of the subject. Aside from comprehensively covering the best practices for drafting legal documents in general, the course will also focus more closely on contracts, notices, and pleadings.

International Arbitration:
Gain a comprehensive understanding of the system and rules of International Arbitration. Created with institutional inputs and guidance from the Singapore International Arbitration Centre, this course will provide a practical understanding of the complex legal framework that governs international arbitration, arbitration agreements and procedures, the role of national courts, and investment treaty arbitration.

A Lawyer's Role in Chambers:
Benefit from the skills of real-time practice in chambers. This course is designed for aspiring litigators and junior advocates. A majority of your time will be spent working in chambers and this course helps you learn the essential skills and knowledge that you will have to pick up immediately upon commencing practice, including how to read and present cases (judgments), how to communicate with clients and colleagues, the legal requirements of pleadings in civil and criminal proceedings, how to present factual and legal arguments, and much more.

Advanced Legal Communication:
Acquire the ability to communicate effectively as a lawyer. This course will help you develop your drafting and oral communication skills in order to get your point across in the best and most persuasive manner. It will teach you techniques that will help you improve your writing, speaking, presentation and negotiation skills and also show you ways to shine in professional scenarios.

Private International Law:
This course is a must, not only for those interested in international dispute resolution, but also for professionals whose work involves multinational transactions. This course takes you through the major issues of 'conflict of laws' that are likely to arise in such disputes, including the jurisdiction to entertain the dispute, which national law must the court apply to decide the substantive issues in dispute, and the cross-border recognition and enforcement of foreign judgments.

Advanced Patent Law:
Acquire a thorough grounding in one of the most complicated and technical areas of law. This course will help you understand what is patentable under the Indian Patents Act, 1970, identify and use relevant statutes, case law, and authorities effectively, understand the various stages in a patent process, and how to assert your rights at various stages. Created by professional patent attorneys, it will give you a completely practical insight into this field.

Introduction to Intellectual Property - I:
Acquire a comprehensive understanding of intellectual property laws and intellectual property rights - one of the largest and fastest growing areas of the law. This course will give you a thorough conceptual understanding of the major intellectual property rights, that is, copyrights, trademarks, and patents. This course will also deliver practical knowledge about the various remedies and defences available in relation to the infringement of these rights in India.

Introduction to Intellectual Property - II:
Gain an understanding of new intellectual property rights such as geographical indications, trade secrets, and industrial designs. This course will deliver a working knowledge of these rights and the remedies and defences available in relation to their infringement. You will also learn about the international regime governing intellectual property and to critically analyse various issues of law and policy that have arisen in relation to intellectual property protection.

A Lawyer's Role in Court:
Benefit from the skills of real-time practice before a court of law. Created by experienced practicing advocates who have practiced at every judicial level, it is an essential guide to help law students and junior advocates who have just joined the profession and learn the essentials of court practice in an accelerated manner. It covers everything you need to know including the services available on the court premises, how to assist arguing counsel, how to address the court, and much more.

Media Laws & Regulations:
Benefit from the conceptual and practical learning necessary to navigate media laws. The media industry is very broad and contains within it publishing, newspapers, television, radio, film, and the Internet. Understand the laws and regulations that place limits on communication in the media, protect intellectual property, and regulate media infrastructure.

Key Features:

  • 7-10 learning hours of content suited for self learning
  • Complete the course any time in 1 month
  • Sharpen your skills with application based exercises
  • Obtain career enhancing certification upon completion
  • Get physical reading materials delivered to your doorstep

Registration Fees:

  • Rs. 2,940/- per course

Note: 30% Off, Extra 10% off on App. Valid till 12th June, 2018.

Contact:
Mylaw Learning Resources Pvt. Ltd.
B-81, Basement, Sarvodaya Enclave,
New Delhi - 110017
Phone: +91-9313322232
Email: learn@mylaw.net
Website: https://mylaw.net/litigation-courses

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