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Consilience 2013

The Law and Technology Committee of National Law School of India University, Bangalore is organizing Consilience 2013, an annual conference on law and technology. It is devoted to the field of technology law and has sought to inspire academic debates and tackle contentious issues of contemporary relevance.

Date: 26th - 27th May, 2013

This year's edition of Consilience seeks to not only bring leading academicians to debate upon the various topics of contention but also looks to increase and encourage student participation.

Theme: Data Protection and Cyber Security in India

  1. Frameworks for Data Protection in India: The J.A.P. Shah "Report of the Group of Experts on Privacy"
    • What is the scope of the principles/framework?
    • What could be the strengths and limitation of their application?
    • How does Report define privacy for India?
    • Would an alternative framework for privacy in India be better? If so, what would this framework look like?

  2. India and the EU: The Privacy Debate
    • How does the Indian data protection regime differ from the EU regime?
    • Was the EU is justified in not accepting India as a data secure country? Reason for or against.
    • In what way does the Indian regime on data protection not meet the requirements of EU's data protection directive?
    • What changes need to be made in the Indian regime to become EU compliant? Are these changes feasible? Should India make these changes?

  3. Governmental Schemes, Data Protection, and Security
    • In India, do private public partnerships between government and the private sector adequately incorporate data protection standards?
    • What have been concerns related to data protection and security that have arisen from government schemes? (Please use two governmental schemes as case studies)
    • Are these concerns related to the policy associated with the project - the architecture of the project as well as the implementation?
    • Should the larger question of data protection for governmental schemes be incorporated into a privacy legislation? If yes, how so?

  4. Contracts and Data Protection in India
    • How are contracts used to ensure data protection in India? What actors use contracts?
    • Are there weaknesses in using contracts to ensure data protection standards?
    • Do contracts address questions brought about from technology like the cloud?

  5. Cyber security in India
    • What are the perceived challenges and threats to cyber security in India?
    • Are these currently being addressed through policy/projects? If yes, how so?
    • How does India's cyber security regime compare to other countries like the

  6. Surveillance and Cyber Security
    • Does policy in India enable the Government of India to surveil individuals for reasons related to cyber security?
    • If so - through what policy, projects, legislation?
    • Do the relevant policies, projects, and legislation impact privacy? How so?

  7. The Draft National Cyber Security Policy
    • What is the scope of the National Cyber Security Policy of India? Does the draft policy adequately address all of the concerns within the ambit of cyber security?
    • Would the Draft National Cyber Security Policy of India be effective in meeting the goal of enhancing cyber security levels in India?
    • How does the Draft National Cyber Security Policy compare to other countries cyber security policies?

Submission Details:
Each participant is required to submit an abstract on any one of the seven tracks above and can choose the specific issue within the selected track to discuss. The abstracts must be between 750 - 800 words and should clearly identify the issue they are dealing with, and the argument that they seek to put forward. The abstracts must be footnoted. The conference follows a very strict policy on plagiarism and runs all submissions through plagiarism detection software.

Deadlines:

  1. Abstract Submission: 30th April, 2013
  2. Paper Submission: 15th May, 2013

However, even after the acceptance of the abstracts, a selected author can be disallowed from presenting the final paper if the same is unsuitable to be presented, being off topic, too different from the abstract, containing plagiarized material, of low quality or any other such reason.

All abstract submissions have to be mailed to consilience2013@gmail.com by11:59 PM, 30th April, 2013.

Contact Details:
Mr. Mohak Arora
Phone: +91-9035921926

Mr. Shivam Singla
Phone: +91-99167-08701

Email: consilience2013@gmail.com, ltech.nls@gmail.com
Website: http://consilience.co.in/

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