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Second National Conference on New Company Law

Symbiosis Law School, Noida is pleased to invite you to the Second National Conference on New Company Law. The Conference is organized by Symbiosis Law School, Noida in association with Corporate Law Advisor and CLA online.

Date: 30th March, 2013
Venue: Symbiosis Law School, Noida

One of the dominant underlying considerations for enactment of new Act during 50's for young India was - company legislation for a Welfare State where State assumes a paternalistic role and steps into all walks of its citizens' daily existence. The State thus becomes a great underwriter. Hon'ble Supreme Court echoed similar sentiments in 1951. Companies Act 1956 was thus enacted with democratic character with striking socialist features. This approach is ideally best suited for an under-developed economy, as was India the then.

With the adoption of LPG accompanied by commensurative economic and financial reforms, Indian economy has exhibited sustainable robustness. Our Companies Act had been repeatedly amended in bits and pieces to respond to the churning dynamics of Indian Inc. Continued retention of many redundant provisions defeated the intended objectives. Not to however suggest that attempts were not made to adopt a new Companies Act, all sincere efforts could not succeed. Companies (Amendment) Bill, 2003; containing important provisions relating to corporate governance was also introduced, the consideration of which was held back in anticipation of the comprehensive review of the Company Law.

While piecemeal reform continued through amendments, it had not yet been possible to bring about comprehensive, new legislation to replace the existing Act. At the same time, economic restructuring around the globe necessitated many a countries including UK, Australia, Canada, and New Zealand etc to comprehensively reform their Companies Act to be more responsive and facilitate sustainable economic development. For the first time in the legislative annals of India, a committee of stakeholders headed by Dr. J J Irani, Director, Tata Sons Ltd comprising of practitioners of Companies Act to say Industry Chambers, Professionals, Legal experts, Professional Institutes were 'entrusted with the task of advising the Government on the proposed revisions to the Companies Act, 1956.

The objective of this exercise is perceived as the desire on the part of the Government to have a simplified compact law that will be able to address the changes taking place in the national and international scenario, enable adoption of internationally accepted best practices as well as provide adequate flexibility for timely evolution of new arrangements in response to the requirements of ever-changing business models. It is a welcome attempt to provide India with a modern Company Law to meet the requirements of a competitive economy. After going through legislative rigour the Companies Bill 2012 (hereinafter referred to as the `Bill`) was passed by Lok Sabha on 18th December 2012.

This Conference aims at bringing out various merits and demerits, if any, involved in the New Company Law.

Themes of the Conference:

  • Underlying Philosophy and New Concepts: One Person Company; Small Companies; Associate Companies; Holding--Subsidiary Companies; Dormant Companies; Key Managerial Personnel; Secretarial Audit; National Financial Reporting Authority; Sweat Equity; Class Action Suits
  • Board Management and Administration: General Meetings; Proxy; Annual Return; Secretarial Standards for Board and General Meetings; Board of Directors; Duties of Directors; Appointment and Remuneration of Managerial Personnel; Functions of Company Secretary
  • Merger & Acquisition: Streamlined timelines for amalgamation; Merger of listed company with unlisted company; Short form merger; Cross Border merger
  • Auditors and Auditing: Appointment of auditors; Prohibition on providing non-audit services
  • Corporate Governance and CSR: Independent Directors; Related Party Transactions; Audit committee; Nomination and Remuneration Committee; Stakeholders Relations Committee; Prohibition in forward dealings in securities by Directors/ KMPs; Prohibition on insider trading of securities; Use of technology in administration of companies; Corporate Social Responsibility and its reporting

Registration Fees:

  • Business Executive/Advocates: Rs. 2500/-
  • Academician (Faculty): Rs. 1000/-
  • Research Scholar / Students: Rs. 750/-

The registration fee (with the name of the participant, the title of the paper, contact number and email address stated in the covering letter) for the participants shall be sent in the form of Demand Draft drawn in favor of 'Symbiosis Law school, Noida' payable at Noida. The fee should reach the Conference Secretariat by 20th March, 2013.

Contact:
Dr. C. J. Rawandale
Director, Symbiosis Law School, Noida
Phone: +91-0120-2405062
Email: director@symlaw.edu.in

Dr. Pushpa Negi
Conference Secretary
Phone: +91-9718055992
Email: pushpa@symlaw.edu.in

Prof. Sukhvinder Singh Dari
Assistant Professor, Symbiosis Law School, Noida
Phone: +91-9990985999
Email: sukhvinder@symlaw.edu.in

Symbiosis Law School
Sector - 62, Block-A,
Plot No-47/48, Noida - 201301
Uttar Pradesh
Ph: +91-120-2405061/63
Fax: 0120-2405064
Website: http://www.symlaw.edu.in/company-law-conference

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