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National Seminar on 62 Years of Indian Constitution: Directive Principles of State Policy - Precepts and Practice

The Indian Constitution has proved itself in concept and practice to be an exemplary and unsurpassed basic document that held aloft the torch of democracy, human rights and social justice in independent India during the last 62 years. The Constitution embodies a distinct and distinctive social, political and economic philosophy that is aimed at the establishment of a social welfare State. This philosophy runs through the Constitution as a golden thread, and it innovatively harnesses the Fundamental Rights and the Directive Principles of State Policy as the two principal instruments for realizing its goals and objectives.

The Supreme Court of India has virtually converted, wherever it was warranted, the so-called "non-justiciable" Directive Principles into viable and potent life-lines for making the Constitutional guide posts and goals of Welfare State a reality. The Supreme Court made the lofty ideals of Fundamental Rights and Directive Principles socially relevant and accessible to teeming millions of the dis-advantaged sections of the society who suffered from deprivation and deficit social capital for centuries.

The various Constitutional amendments and statutory enactments made by the Parliament and State Legislatures manifest the commitment of the State to make these Principles "fundamental in the governance of the state and not mere "pious platitudes". Even a cursory review of these legislative efforts in the fields of social upliftment, land reforms, gender justice, child welfare, labour welfare, education, healthcare, environment, legal aid and a host of other beneficent measures reveals the strides that India has made in making the lives of the poorest of the poor meaningful and purposeful. Still, there is a long way to go for India for the true empowerment of the less privileged classes to lead a life of dignity and self-dependence.

Date: 9th -10th February, 2013
Venue: University College of Law, Osmania University, Hyderabad

In view of the above the University College of Law proposes to organize a two-day National Seminar on "Sixty-Two Years of the Indian Constitution: Directive Principles of State Policy-Precepts and Practice" with an academic audit of the following facets of the subject:

  1. The Constitutional vision and philosophy in formulating the Directive Principles of State Policy
  2. The doctrine of distributive justice and welfare State in the context of the Indian Constitution
  3. Constitutional and legislative reforms in implementing the Directive Principles of State Policy
  4. New strategies and tools for making social and economic justice accessible to the common man
  5. Proposals for the provision of a common platform for scholars to exchange views periodically for better appreciation and implementation of Constitutional aims and objectives.

Major Thrust Areas of the Seminar:

  • Economic Justice, Law and Social development
  • Constitutional amendments and agrarian reforms
  • Dynamics of Social Security Legislations
  • Social Welfare Legislations on Food, Health, Education Environment and Employment
  • Directive Principles of State Policy and Judicial process
  • Law and Community development

Call for Papers:
Interested academicians, advocates, judicial officers and research scholars of Law are invited to present papers in the seminar. Papers, if selected, will be published in an edited book.

Abstracts, Papers Deadline:
An Abstract of about 250 words should be send through e-mail to Dr. K. Panth Naik (uclou2013@gmail.com) on or before 31st December, 2012.

The participants will be informed about the acceptance of paper by 7th January, 2013. The paper presenters (if selected) will have to submit the full paper by 28th January, 2013, neatly typed in A4 sheets along with a soft copy in MS. Word format to (uclou2013@gmail.com). The Participants are required to give their telephone numbers and E-Mail address for further correspondence.

Registration Fee:
Registration Fee of the Seminar is payable by each other participants individually and separately in cash on arrival at the venue of the Seminar before inauguration. The Registration fee shall be Rs. 500/- and for the students of LL.M. & LL.B. it is Rs. 300/-

Accommodation:
For outside participants limited accommodations will be available in the University Guest House, Osmania University on payment basis (Rs. 500/- per day) and on their written request, on or before 21st January, 2013, to Dr. K. Panth Naik, Director of the Seminar, University College of Law, Osmania University.

Due to paucity of funds the organisers are unable to reimburse the travelling allowance, therefore the participants are requested to make their own arrangements.

Contact:
Prof. Y.F. Jayakumar
Seminar Chairman,
Dean, Faculty of Law,
Osmania University
Phone: +91-9440577129, 040-27098928
Email: profyfjayakumar@osmania.ac.in

Prof. K. Panth Naik
Seminar Director,
Principal, University College of Law,
Osmania University
Phone: +91-9440052920
Email: uclou2013@gmail.com

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