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National Conference on the Changing Role of the Media in India: Constitutional Perspectives

School of Law, Christ University is organizing a National Conference on the "Changing Role of the Media in India: Constitutional Perspectives".

Date: 28th February - 1st March, 2014

A prerequisite of democracy is the democratization of speech and expression, which in turn requires the empowerment of individuals. In this modern knowledge society, the media plays the role of a facilitator of development, broadcaster of information, and an agent of change. The ethos of freedom and liberty is etched onto the role of the media of the day. However there has always been a constant expansion of the boundaries that the media encompasses. In India the role of the media has been instrumental in upholding the democratic values and protection of rights of the common man.

The 21st century has witnessed a drastic change in the visualization and functionality of the media. The media landscape has undergone a radical transformation with the arrival of the digital revolution, advent of the Internet, and rise of online social networks. Social media has outgrown its preliminary purpose and has been exhibited as a potent machine in the hands of the dissenters. Technological development has outpaced legal development resulting in several questions being raised on the need for regulation and protection of information, and free speech. Debates on the role of the media as an essential prerequisite of a modern democracy is centered on the need to strike a balance between its freedom and restriction.

Despite a clear constitutional philosophy promoting freedom of expression, the institution of the media has often been at loggerheads with issues such as censorship, overreach, privacy and ethics. It is necessary to establish equilibrium between dissemination of opinion and restraint on the rights of an individual or the powers of an institution.

Call for Papers:
In this National Conference on The Changing Role of the Media in India: Constitutional Perspectives, we invite research papers, case studies and book reviews to dwell into the various facets of the media and its effects, roles and aims in the light of constitutional perspectives.

Sub-themes:

  1. The Impact of Press as the Fourth Estate on Constitution & Democracy
  2. Independence of the Judiciary vis-a-vis Media Activism
  3. Right to Information and the Freedom of the Press
  4. Social Media and Its Impact on Free Speech

Submission Guidelines:

Abstract:
The abstract should not exceed 300 words, and must be accompanied by a cover page stating the following:

  • Sub-Theme
  • Title of the Paper
  • Name of the Author(s)
  • Institution
  • E-mail Address
  • Postal Address
  • Contact Number

Paper:

  • Co-authorship is permitted to a maximum of two authors. However, both authors need to register separately.
  • In case of co-authorship at least one author must attend the conference to present the paper.
  • The paper must be accompanied with the following details -

    • A Cover Letter - Mentioning Name of the Author(s), Course, Year of Study (if applicable), Name of College/ University (if applicable), Professional Position (if applicable) with Postal Address, Email Address and Contact Number.
    • Registration Form - Students must send a scanned copy of this registration form with the stamp/ seal of Institution Head/ Head of Department.
    • Copy of the scanned Demand Draft.

  • School of Law, Christ University in keeping with its mandate of publishing original material adopts a stringent anti-plagiarism policy. Any paper containing any unattributed work is liable to be rejected.
  • Select papers, subject to peer review, will be published in the Conference Proceedings with ISBN No. 978-81-922281-7-4.
  • Select papers may also be published in the Christ University Law Journal. This peer reviewed biannual publication of the School of Law, Christ University focuses on contemporary legal issues.

Formatting Requirements:

  • The main text should be in Times New Roman with font size 12 and line spacing of 1.5.
  • The footnotes should be in Times New Roman, font size 10 with spacing of 1.0.
  • One-Inch margins should be maintained on all four sides.
  • Citation Style: Bluebook, 19th Edition.
  • The maximum length of the paper shall not exceed 3500 words. (Excluding footnotes/end notes/annexure/reports etc).
  • All submissions are to be made in Microsoft Word 2007/2003 (.doc) format only.

Submission Method:
All submissions for the conference have to be electronically mailed with the subject column as "Submission_ Abstract / Submission_ Full Paper" as the case may be and bearing the name(s) of the author(s) as the file name, only at the following email address: slcuconference@law.christuniversity.in

Important Dates:

Submission of Abstract:

12th October, 2013

Confirmation of Abstract:

23rd October, 2013

Submission of Full Paper:

1st December, 2013

Confirmation of Full Paper :

10th January, 2014

National Conference:

28th February - 1st March, 2014

Registration Fees:

  • Academicians/ Professionals: Rs. 1,000 per head
  • Students: Rs. 500/- per head

The Registration Fees includes conference materials, a working lunch and refreshments during the days of the conference. Please note this does not include accommodation. Accommodation details shall be provided on acceptance of the full papers.

Payment Details:
The Demand Draft is to be drawn in favour of "Christ University" payable at Bangalore.

Contact:
Ms. Fincy Pallisserry,
Faculty Coordinator, National Conference 2014
School of Law, Christ University
Hosur Road, Bangalore - 560029
Karnataka, India
Phone: 080 - 4012 9563
Email: slcuconference@law.christuniversity.in, fincy.vinoj@christuniversity.in
Website: www.christuniversity.in

Download E-Flyer, Brochure, Registration Form

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