AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
 
Search Colleges
Course Name:
State:
City:

Add Colleges
Institute
Course


Sawaal Jawaab
Have a Sawaal? Ask


Search Questions


Law College Events and News


 





1st Annual Conference on Nuclear Energy Development in India: Role of Law & Legal Institutions

One of the main aims of Nuclear Law Association is to engage stakeholders relating to the peaceful use of nuclear energy. The first annual conference will be a confluence of the legal community, policy makers, industry, civil society, and non-governmental organizations. The purpose is to discuss the role of law and legal institutions in India with respect to nuclear energy development. The conference will be held on 17th & 18th February, 2012 at New Delhi.

Call for papers:
All papers must focus on law relating to the nuclear energy sector and its implications for India. Critical and comparative analysis of process and law is encouraged. The papers must be submitted under identified themes. The sub-themes are mentioned by way of example only.

Themes:
Nuclear Polity, Law and Governance
  • Nuclear decision-making and the Parliament of India
  • International Nuclear Energy Politics and India
  • Role of the states and nuclear energy development
Nuclear Regulatory Process
  • Nuclear regulatory structure
  • Public Involvement in the nuclear regulatory process
  • Regulatory independence and accountability
Nuclear Liability and Compensation Law>
  • International nuclear liability law
  • Nuclear liability law in India

Important Dates:

Paper:
Submission of Abstract: 30th September, 2011
Confirmation: 10th October, 2011
Submission of draft: 15th December, 2011
Peer review response: 30th December, 2011
Submission of final paper: 15th January, 2012

Student program:
Submission of student names: 1st November, 2011
Confirmation of students: 1st December, 2011

Writing Guidelines:
  • Interested participants have to first send an abstract of not more than 300 words by the deadline.
  • All papers must focus on law relating to the nuclear energy sector and its implications for India.
  • Critical and comparative analysis of process and law is encouraged.
  • The papers must be submitted under identified themes. The sub-themes are mentioned by way of example only.

All abstracts must be sent to::
Els Reynaers
Secretary
Nuclear Law Association, 6/39 Jungpura-B
New Delhi - 110 014, India
Email: secretary@nlain.org

For more details, please refer: http://www.nlain.org/workshop-conferences/first-annual-conference-2012

Download Participation Form

rss feed img


Law College Events and News Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys