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NLSIU - Certificate Course on Labour Laws & Industrial Relations

National Law School of India University, Bengaluru is going to organize the two day Certificate Course on Labour Laws & Industrial Relations.

Course Dates: 2nd & 3rd February, 2019
Venue: International Training Centre, National Law School of India University, Nagarbhavi, Bengaluru

About the Course:
Labour Laws form a critical part of running a successful business today. The pressure on the HR and IR department of companies is immense and knowledge of the law becomes the key. The Program is designed for Legal, HR, IR and Compliance professionals who seek to improve their knowledge of the law and understand how practical challenges can be overcomed.

The sessions are designed to be interactive and practical to ensure that equal impetus is put upon theory and the law in practice. The two-day certificate course is designed to enhance the skills of attendees who are in the profession and provide clear insights into the judicial interpretation of law, the practical and industry practices in relation to Labour Law compliance and provide an opportunity to interact with stalwarts in the industry on an open Q & A forum.

Who should Attend?

  • HR Professionals
  • IR Professionals
  • Compliance Officers
  • Legal Professionals
  • Factory Manager
  • CXO's

Key Aspects of the Course:

  • Labour laws and HR & IR Issues: An introductory talk on what the key aspects of Labour laws are, the impetus on compliance and the vast experience of handling HR and IR issues for over 45 years. The talk is intended to set the context and create a good foundation for the remainder of the program.

  • Employment Contracts: A key aspect of all businesses is employment and a majority, if not all businesses engage employees through contracts. Key industry issues like service bonds, Notice periods, terms of the contract and their enforcement etc. shall be covered as part of this topic.

  • Termination, Retrenchment, F & F: This part of the course will deal with one of the most troublesome areas of any industry, downsizing or termination. The course will focus on the law as it relates to the aspects of termination and on the judgments by various courts that impact the decisions of a company while deciding to terminate. The course will also look at good practices for resignation, termination for cause and downsizing.

  • Compliance under Various Labour Laws: Compliance is a culture and the only way to ensure that the culture of an organization is that of compliance, is a top-down approach. This session will focus on the compliance requirements under various labour legislations, the nuances of these requirements and the approach to compliance as a whole.

  • Domestic Enquiry: A critical aspect of termination for cause is a domestic enquiry. The process, procedure and requirements in this regard are very stringent and are most often the grounds for challenge before a court of law. Shoddy procedure and process shows the company in a bad light at the courts and often results in re-instatement with back wages. Hence, this crucial aspect of the course will equip attendees with the right know-how as to conducting enquiries.

  • Trade Unions and Negotiations: Understanding the law governing the formation and operation of a trade union and the nuances of negotiations with a Trade Union are perhaps the greatest skills required of IR personnel. Wage settlements, demand negotiations and dealing with an unrelenting Union are some of the key aspects that this session will cover, in addition to the law on the subject and its interpretation by courts.

  • Occupier and Factory Manager - Liability: The Occupier of a Factory and the Factory Manager stand out as two personnel that the law holds accountable for non-compliance. Understanding the liability of these two offices is critical in any risk mitigation exercise and will enable the attendees to understand the high-level compliance risks that need to be addressed and mitigated in a factory environment.

  • CLRA and Compliance: Contract Labour are the limbs of many businesses. Understanding the do's and don'ts in relation to contract labour, the liability of the principal employer for non-compliance and the nuances of the law and its interpretation will play a critical role in successfully being able to manage vendors and the risks they pose to the PE.

  • POSH and Recent Issues: The Sexual Harassment of women at the workplace is a legislation that is gathering considerable steam and in the light of the #Metoo Movement, it is important for companies to understand the risks posed by non-compliance under this act, the interpretation of key provisions under the Act and current trends.

Course Fee:

  • Rs. 20,000/- (non-residential, breakfast and lunch included)

Deadline:
The last date for registration is 12th January, 2019.

Contact:
Ms. Susheela
Secretary, National Law School of India University,
Nagarbhavi, Bengaluru
Karnataka - 560072
Phone: +91-9448690903
Email: susheela@nls.ac.in
Website: www.nls.ac.in

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