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International Conference on Corruption in Governance: Challenges and Solutions

Centre for Transparency and Accountability in Governance, National Law University, Delhi under the Auspices of Justice Bodh Raj Sawhny Memorial Trust is organizing an International Conference on "Corruption in Governance: Challenges and Solutions"

Date: 15th - 16th November, 2013
Venue: National Law University Delhi

According to Transparency International's Corruption Perceptions Index 2012 (TICPI), India has secured the 94th position (95 in 2011) in the index with a score of 36. The TICPI-2012 has been determined by taking into account the vital parameters such as corruption measurement tools, measuring transparency and other governance and development indicators. Denmark, Finland and New Zealand are leaders of the world with least corruption. While no country has a perfect score, two-thirds of countries score below 50, indicating a serious corruption problem. The TICPI has recommended that nations are required to integrate anti-corruption actions into all aspects of decision-making. Governments must also prioritise better rules on lobbying and political financing, make public spending and contracting more transparent, and make public bodies more accountable.

India has not been able to acquire 50 marks in corruption measurement tools, transparency tools and other governance and development indicators, which are prerequisite for the overall development of a nation. It is a matter of grave concern for every citizen of India. On May 12, 2011, India became the 152nd country to ratify the United Nations Convention against Corruption, which was originally adopted by the UN General Assembly on October 31, 2003, and entered into force on December 14, 2005. India's ratification is characterized as a reaffirmation of India's commitment to fight corruption and to undertake vigorously administrative legal reforms.

It is well known that corruption destroys lives and communities and undermines countries and institutions. It generates popular anger that threatens to further destabilise societies and exacerbate violent conflicts. Corruption translates into human suffering. It leads to failure in the delivery of basic services like education or healthcare. Corruption amounts to a dirty tax, and the poor and most vulnerable are its primary victims. Corruption not only affects human lives but also economy of the nation. People have lost faith in the law and order agencies due to large scale of corruption. If corruption is not restricted then economy of the world would be affected adversely. The contemporary challenge that is posed to everyone, is, how to conquer the menace of corruption in India. What are weapons/methods that can be utilized to surmount the evil of corruption?

Sub-Themes:
The Conference shall provide an international platform to various national and international stake holders and address topical matters for eliminating corruption form its entire sphere. This Conference would deliberate on the following sub-themes:

  1. Corruption in Judiciary
  2. Corruption in Electoral Process
  3. Corruption in Functioning Of Police Forces
  4. Corruption in Defence Forces
  5. Corruption in Legislative Bodies
  6. Corruption in Investigative Agencies
  7. Corruptions in Local Bodies
  8. Corruption in Educational Institutions
  9. Corruption in Public Utility Services
  10. Corruption in Private Sector and Public Sector
  11. Corruption and Human Rights
  12. Law Regulating Corruption of Public Servants
  13. Role of Ethics in Elimination of Corruption
  14. Role of Civil Societies in Elimination of Corruption in Public Life
  15. Liberalization Privatization and Globalization and Corruption in Development
  16. Role of National and International NGOs and Institution in Controlling Corruption
  17. Elimination of Corruption Through Transparency and Accountability Endeavours' in Governance
  18. Any other topic related to the main theme

Call for Papers:
Quality research papers, including field studies, from scholars, researchers, bar & bench, teachers, NGOs/civil societies and students are invited. No co-authorship is permitted. Only those papers which are accepted by the Editorial Committee will be included in the conference proceedings. All research papers shall be subject to scrutiny of anti-plagiarism software. Selected quality research papers may be published in a special book with ISBN No.

Submission Guidelines:
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. All research paper shall be subject to scrutiny of anti-plagiarism software. At the end of the paper, there should be a brief profile of the author with E-mail ID, contact number and address.

Important Dates:

  • Full Paper with abstract Submission: 20th October, 2013
  • Approved Papers notification: 5th November, 2013

The research paper may be submitted to the Convener of the conference at ctag@nludelhi.ac.in.

Articles received after the stipulated deadline will not be entertained for participation in the conference.

Participation Fee:

  • Teacher/Legal Practioners / other Professionals: Rs. 2,000
  • Students: Rs. 500

No TA/DA will be paid to participants. Limited accommodation is available on first come first serve basis for participants from outside NCR area only. Preference shall be given to paper presenters. No charges will be paid by the paper presenters. Registration for witnessing the proceedings can be submitted at any time on or before 07 November 2013. Certificate for actual participation shall be issued after completion of the events or will be mailed after completion of the conference. No certificate shall be issued in absentia and there shall be no refund of registration charges at any stage. There shall be no registration fee from any foreign delegate and accommodation of the same will also be taken care of by the University.

Contact:
ICCIG-2013 Conference Organizing Committee
Dr. Jeet Singh Mann,
Conference Convener,
Centre for Transparency and Accountability in Governance
National Law University, Delhi,
Sector 14 Dwarka
New Delhi - 10078, India
Email: ctag@nludelhi.ac.in
Website: http://www.nludelhi.ac.in

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