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National Workshop on Non-Resident Indian (NRI) Marriages: Need for a New Legal Regime

In Indian context, the workshop would be relevant for the policy-makers and the Courts so that a clear policy may be formulated. Any clear trends of public opinion and the socio-legal data which could be available as part of the research out-put under the proposed research plan may lead to a clear policy decision to put an end to the continuing ambiguity and lack of uniform judicial trends in regard to the issues relating to NRI marriage.

Moreover the proposed workshop shall capture the changing moral values, individual preferences and judgments as part of basic human rights and the legally prescribed dispensation of State articulated grounds of divorce and enforcement of foreign divorce decrees. It is an attempt to deal with this issue and to come up with suggestive measures in best interest of the society, which may help the policy makers to review the prevalent laws.

Date: 2nd February, 2013
Venue: R.N. Jhunjhunwala Conference Hall, NALSAR University of Law, Hyderabad

Suggested Themes:
Some of the suggested themes for the workshop are as follows:

  • Issues Relating to Laws of Marriage in India, vis-a-vis abroad
  • Issues Relating to Laws of Divorce in India, vis-a-vis abroad
  • Issues Relating to Settlement of Matrimonial Property
  • Issues Relating to Child Custody, Adoption and Maintenance
  • Issues Relating to Child Abuse and Inter-parental Child Abduction
  • Prenuptial Agreements - A way forward

Call for Papers:
Research papers may be submitted on any of the above sub-themes, or any other relevant theme within the ambit of the Workshop's main theme. Abstracts should not be of more than 1000 words, and full papers are subject to a word limit of 6000 words.

Schedule of the Workshop:
The Workshop shall be held on Saturday, 2nd February, 2012. The registration and inaugural shall be held in the morning on Saturday, 2nd February, 2012 immediately after inauguration technical Sessions shall continue till 5:00 PM which shall follow the valedictory ceremony.

Conference Fee:

Participant Category

Fee Amount

Professionals

Rs. 2500

Academicians

Rs. 2000

Students/Research Scholars

Rs. 1500

Registration Details:
Filled-in Registration Forms along with the Demand Draft drawn in favour of "Registrar, NALSAR University of Law" should be sent to "Prof. (Dr.) Vijender Kumar, NALSAR University of Law, Justice City, Shameerpet, Hyderabad, Andhra Pradesh - 500 078." latest by 25th January, 2013.

This registration fee includes one pack of the Workshop material, lunch, and tea with snack on February 2, 2013. The University shall provide the accommodation and food for all the participants on the day of the Workshop. For every additional day a nominal charge of Rs. 500/- (students/research scholars), Rs. 750/- (Academicians) and Rs. 1000/- (Professionals) shall be payable at the venue for each participant towards additional food and accommodation charges.

Important Dates:

Event

Date

Last date of submission of abstracts.

15th December, 2012

Last date for receiving final decision on abstracts.

30th December, 2012

Last date for registration submission of full paper and submission of power point presentation

25th January, 2013

National Workshop

2nd February, 2013

Contact:
Prof. (Dr.) Vijender Kumar
Workshop Coordinator
Head, Centre for Family Law
NALSAR University of Law
Justice City, Shameerpet,
R.R. District, Hyderabad - 500 078
Andhra Pradesh
Phone: 040-23498104, 23498105, 23498210
Email: vijenderkumar@yahoo.com
Website: http://www.nalsar.ac.in

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