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Lex Witness Banking & Finance Legal Summit 2013

The Indian Banking and financial institutions are reshaping themselves with the implementation of Basel III regulations according to the guidelines of RBI issued in April. The industry survived the global financial meltdown around the world standing in crossroads with the pressure to meet the capital requirement.

The changing stringent regulatory requirements, issues of global money laundering and Benami transactions, increased frauds with advancement of technology, pressure for NPA reduction and recovery brings immense stress for Legal professionals in Banking and Financial institution especially while dealing with sticky legal frameworks.

As legal service providers, solutions providers and customers prepare themselves for next set of business opportunities Lex Witness presents Banking & Finance Legal Summit for an in-depth discussion and knowledge sharing on vital aspects of banking and financial industries.

Date: 25th June, 2013
Venue: Mumbai

Basel III:
"Basel III", a set of reform measures for Banking and Financial Sector to strengthen the regulation, supervision and risk management. The objective is to absorb shocks from financial and economic stress, improve risk management and governance to strengthen banks' transparency and disclosures. Implementation of Basel III, with enhanced level of dynamism, and complexity within global regulatory landscape will likely add significant challenges for legal professionals from banking and financial sector to reorganize legal strategies to improve performance with reduced NPA and effective litigation management strategies.

SARFAESI ACT:
SARFAESI Act (The Securitization and Reconstruction of Financial Assets and Enforcement of Securities Act, 2002) was enacted to regulate securitization and reconstruction of financial assets and enforcement of security interest created in respect of Financial Assets to enable realization of such assets.

Enforcement SARFAESI Act providing the powers under the RBI guidelines has created difficulties for legal department of creditors to balance between the fundamental rights and enforcement of act with appropriate strategy to recover debt under various acts within the jurisdiction of courts.

Fraud Identification and Risk Management:
The innovation in technology and global terrorism has increased sophistication of frauds in Banking and finance sector. Growth of organized crime has raised serious concern for legal departments to develop stringent control and monitor mechanism for cyber crimes, Money laundering, fraudulent documentations and Benami transaction. Recent cases against leading financial institutions have increased reputational risks associated with poor fraud detection capabilities. This has created challenges for legal professionals as there is an increase in litigation from the consumers.

Discussion at the summit extends into a number of important areas like:

  • Legal Implications of Basel III implementations
  • Decoding SARFAESI ACT
  • Banking Fraud Laws
  • Legal issues of Money Laundering & Benami Transactions
  • Cyber Laws and IT Act as applied to Banking and Financial Fraud
  • Litigation Management of NPA's and other recovery mechanisms
  • Recognising and dealing with Fraudulent Documentation
  • Two benched Panels Discussion on: Who - What - How of Collaborative working with Banking In house counsels and legal service providers

Contact:
Mr. Abidali Dossa
Phone: +91-9702849915
Email: Abid@WitnessLive.in

Ms. Neelima Maheshwari
Phone: +91-8800841600
Email: Neelima@WitnessLive.in

Ms. Bhupinder Kaur
Phone: +91-9654155065
Email: Bhupinder@WitnessLive.in

Mr. Akshay Alagh
Phone: +91-9899332111, +91-9899332440
Email: Akshay@WitnessLive.in

Lex Witness - India's 1st Magazine on Legal & Corporate Affairs
B 1/6, Lower Ground Floor, Hauz Khas
New Delhi - 110016
Phone: 011-43440000
Fax: 011-43440099
Email: info@witnesslive.in
Website: www.witnesslive.in, www.bfls.co.in

Download Summit Agenda

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