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


 





National Workshop on Freedom of Information: Challenges and Solutions

National Law University, Delhi in association with the Central Information Commission, Government of India and NCPRI, New Delhi is organizing the national workshop on Freedom of Information: Challenges and Solutions

Date: 6th April, 2013
Venue: National Law University, Delhi, Sector 14 Dwarka, New Delhi

A democratic government must be an accountable and transparent government. Openness promotes accountability which has been considered as another attribute of a democratic government. Well informed and vigilant public is the ultimate check on maladministration and administrative corruption.

In order to strengthen the core constitutional values of Indian democratic republic, the Right to Information Act, 2005 (the Act) has been enacted. The fundamental objective of the Act is to promote transparency and accountability in the working of every public authority.

Transparency of information is vital in curbing corruption and making the Government and its instrumentalities accountable. The Act is also meant to harmonize the conflicting interests of Government to preserve the confidentiality of sensitive information with the right of citizens to know the functioning of the governmental process in such a way as to preserve the paramountcy of the democratic ideal.

In-depth examination and analysis of the Act and judicial pronouncements, it is evident that there are lot of difficulties which have been created due to fee structures, lack of empowerment of Central Information Commission/State Information Commissioner (CIC/SIC) in enforcing violations of Section 4, powers to impose penalty on First Appellate Authority for deviation of its duties, and so on so forth, in effective and efficient operationalisation of the freedom of information scheme. Due to the existing hindrances this system of ensuring transparency and accountability in governance, has failed to achieve the desired results.

Sub-Themes:
The workshop shall provide a platform to various stakeholders and address topical matters for freedom of information. This Workshop would deliberate on the following sub-themes:

  1. Amplitude of the freedom of information endeavours
  2. Role of the Public authority and Public Information officers in promoting the scheme.
  3. Analysis of exemptions under the provisions of the Act
  4. Empowerment of the Central and State Information Commission
  5. Reforms related to functioning of the RTI Scheme.
  6. Protections to RTI Applicant.
  7. Expansion of RTI scheme to Private institutions.
  8. Challenges before the RTI Scheme in India.

Above themes are only illustrative but not exhaustive. Researcher may select any topic related to the main theme.

Call for Papers:
Empirical research papers or field Studies on the specified topics pertaining to freedom of information endeavours are invited from scholars, researchers, bar & bench, teachers and students, PIO, NGO, civil societies. No co-author is allowed. Selected research papers will be allowed to make presentation.

Guidelines for Conference Paper:
Research paper should apply research skills and use of appropriate research methodology. Research paper should be thematic and identification of sub-themes is highly appreciated. It should have proper research questions and should also reflect the findings. Paper should not be of more than 8000 words. It must be typed in Times New Roman Font Size 12 on A4 size paper with 1" margin on all sides with 1.5 line spacing using MS Word application. At the end of the paper, there should be a brief profile of the author with his e-mail ID, contact number and address.

Deadline:
Complete research papers with abstract shall be submitted on or before 24th March, 2013.

Registration Charges:

  • Rs. 500 for legal professionals
  • Rs 100 for students

No registration charges for paper presenters, members of Commonwealth Human Rights Initiative, India, the Transparency International India, New Delhi and NCPRI, New Delhi. No registration charges from Public Information Officers and FAAs under the RTI Act, 2005.

Registration for witnessing the proceedings can be submitted at any time on or before 30th March, 2013.

Certificate for actual participation shall be issued or will be mailed after completion of the event. No certificate shall be issue in absentia and no refund of registration charges at any stage.

Contact:
Dr. Jeet Singh Mann
Convener
Phone: +91-968867500
Email: jeetsinghmann007@yahoo.com, jeetsinghmann007@gmail.com, jeetsinghmann007@rediffmail.com

Dr. Vishal Mahalwar
Co-Conveners
Phone: +91-9560849447
Email: vishumahalwar@gmail.com

National Law University, Delhi
Sector 14, Dwarka,
New Delhi - 110078
Phone: 011-28034993, 011-28034257
Email: info@nludelhi.ac.in
Website: http://nludelhi.ac.in/

Download Brochure

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