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National Workshop on Liberalization and Privatization of Space Activities in India: Emerging Legal Issues

NALSAR University of Law is organizing a two day National Workshop on Liberalization and Privatization of Space Activities in India: Emerging Legal Issues

Date: 12th - 13th April, 2013
Venue: R.N. Jhunjunwala Conference Hall, NALSAR University of Law, Hyderabad

This workshop is a part of our efforts to facilitate the convergence of views on contemporary legal issues in relation to liberalization and privatization of space activities in India. The Workshop aims to address some of the emerging issues as discussed above, and to provide a platform for researchers, industry leaders and professionals in this field to interact with students interested in further study, research, and career in Space Law.

Theme: Liberalization and Privatization of Space Activities in India: Emerging Legal Issues (List of Tentative Topics)

  1. Commercialization of India's Space Activities: the Need for Legal Framework
  2. Joint Ventures and FDIs in Indian Space Industry: Emerging Legal Issues
  3. Competition Law, Consumer Protection and Space Activities in India
  4. The Road/Option for India in IPRs in Space: Divergence or Convergence?
  5. Expanding the Indian Space Industry: Issues of Participation and Taxation
  6. Special Economic Zones and Space Industry
  7. Construction and Engineering Contract in Space Industry: Features and Pitfalls
  8. Due-Diligence Know-how in Space Investments: Issues and Concerns
  9. Space Law and Technology in India: Scope for a Career in Teaching and Research
  10. Legal Controls and Safeguards of Geostationary Orbit: The Indian Side of the Story
  11. The Issue of Space Debris and Re-useable Launching Vehicles: The Indian Approach
  12. Space Medical Jurisprudence: Issues & Concerns
  13. Status and Prospects for Space Finance and Insurance in India
  14. Securing the Space: Indian Policy, Issues and Challenges
  15. Aerospace Terrorism: Issues and Concerns
  16. Commercialization & Privatization of Remote Sensing Activities: Need for a Law
  17. Private International Space Station: Legal Issues & Concerns
  18. Traffic Rules for Astronauts and Satellites: A case for Extrapolating Air Traffic Rules
  19. Space Law and the Contribution of Astrophysicists and Astronomers.
  20. Indian Space Technology Exports-Legal Issues & Concerns
  21. Touring the Space: Future Policy and Legal Challenges for India
  22. Protecting Space Assets of India: A Legal Analysis of - Keep-Out Zones
  23. Importance of Space Law in Development of Indian Society and Culture
  24. Business in Space: Operating Strategies of India for a Changing Market
  25. Space Activities, State Liability & State Responsibility: Indian Approach
  26. Legal Aspects of Lower Earth Orbit or Sub-orbit Activities: Issues and Challenges
  27. Legal Framework for Spaceports in India: Issues and Concerns
  28. Use of Remote Sensing Data in Educational Institutions: Emerging Legal Issues
  29. Space Law and Policy in SAARC Region: An Approach
  30. Space Policy of China and India: Cooperation or Confrontation?
  31. Space Elevator: Emerging Legal Issues
  32. Disputes in Space: Does India Need an ADR Mechanism?
  33. The Enlargement of ISRO/ANTRIX: Legal Issues
  34. Interplanetary Contamination: India's Legal Policy and Views
  35. The India's Ballistic Missile Defense System and IPR Protection
  36. Manning the Moon: Legal Regime of India' Mission in Outer Space
  37. Institutional Framework of India for Space Activities: Present and Futur
  38. Communication Revolution in India: the Role of Space Technology
  39. Legal Regime of India's Interplanetary Mission in Outer Space
  40. Solar Power Transmission from Outer Space: Legal Aspects in India
  41. Human Safety in Outer Space: Legal Issues and Concerns
  42. International Space Politics and Diplomacy: The Role of India

Workshop Structure:
It will be a two day workshop spread into four sessions.

The first two sessions of the first day shall focus on issues and concerns related to Liberalization of space industry.

The second day's two sessions will focus on issues pertinent to privatization.

Each session will have interactive sessions consisting of keynote addresses, paper presentations and discussions. Each session will explore a particular theme on liberalization and privatization and the issues connected to it.

Paper Submission Guidelines:

  • Eligibility: Participants willing to send papers must be practicing lawyers, scholars or law students currently in college in India or abroad.
  • Abstract Submission Guidelines: The abstract should adhere to the same format guidelines as for the paper and must be restricted only to 500 words.
  • Format of the Submission: The paper should be in the English language, typed on A-4 sized paper, double spaced and Times New Roman Script (12 font). The pages should be consecutively numbered. The mode of citation is the Harvard Bluebook Citation, 19th edition. The paper should not exceed 5000 words. The abstract and Final Paper must be submitted in MS Word Format (.docx or .doc).
  • Authorship: Participants may send papers written either on their own or co-authored with a maximum of one other participant. (Single authorship will be preferred).
  • All correspondence about the paper including submissions and clarifications must be sent to Prof. V. Balakista Reddy, Professor of International Law & Head, Center for Air and Spacer Law (CASL), Justice City, Shameerpet, R.R.Dist, Hyderabad - 500078. Email: nalsarskies@gmail.com, Phone Number - +91-40-23498214.

Registration:
All professionals, faculty and students interested in attending this conference can register by paying the registration fees (including food and accommodation for two days) as mentioned below:

  • Professionals: Rs. 3000/-
  • Academicians: Rs. 2000/-
  • Students: Rs. 1500/-

Registration fees must be sent by way of Demand Draft in favour of Registrar, NALSAR University of Law payable at Hyderabad with an enclosed letter specifying the name, professional qualification and registration category of the participant to the following address, on or before 30th March, 2013.

Important Dates:

The last date for receipt of Title and Abstract of Paper:

20th March. 2013

Intimation regarding the selection of the Abstract for the presentation:

23rd March, 2013

Last date for submission of Full paper:

10th April, 2013

Conference Dates:

12th and 13th April, 2013

Contact:
Prof. V. Balakista Reddy,
Professor of International Law & Head,
Center for Air and Spacer Law (CASL)
Phone: +91-40-23498214

Centre for Air and Space Law (CASL)
NALSAR University of Law
Justice City, Shameerpet
Hyderabad: 500078, A.P.
Phone: +91 - 99486 60916, 040 - 23498214
Fax: +91 - 8418 - 245161/174
Email: nalsarskies@gmail.com
Website: www.nalsarcasl.com

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