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School of Law, Christ University Model United Nations 2014

The International Relations & Foreign Policy Committee, School of Law, Christ University, Bangalore is proud to announce the second chapter of SLCU MUN 2014. The event will be held on the Main Campus as a student-led initiative.

Date: 31st January - 2nd February, 2014

The first chapter of the MUN in 2013 was not only international, but also the first ever MUN in India to simulate the International Court of Arbitration. This year, the conference maintains its international character while simulating 6 different bodies under the UN. The Committees we are looking to simulate include:

  1. UN GENERAL ASSEMBLY:
    The UNGA is the main deliberative, policymaking and representative organ of the United Nations. Comprising all 193 Members of the United Nations, it provides a unique forum for multilateral discussion of the full spectrum of international issues covered by the Charter.

  2. UN SECURITY COUNCIL:
    The United Nations Security Council (UNSC) is one of the principal organs of the United Nations and is charged with the maintenance of international peace and security. Its powers, outlined in the United Nations Charter, include the establishment of peacekeeping operations, the establishment of international sanctions, and the authorization of military action. We are simulating a Historic council to give you a chance to rewrite history.

  3. UN HUMAN RIGHTS COUNCIL:
    The United Nations Human Rights Council (UNHRC) is an inter-governmental body within the United Nations System. The UNHRC is the successor to the United Nations Commission on Human Rights (UNCHR), and is a subsidiary body of the United Nations General Assembly.

  4. HISTORIC UN HIGH LEVEL COMMITTEE ON ARAB AFFAIRS:
    On 2nd August 1990, the Iraqi forces had invaded the state of Kuwait. The Emir fled the country and had approached the world body for assistance. The United States of America categorically refused to intervene in any capacity. Two years later, the UN HCA had been called upon by the Secretary General to deliberate over the escalating situation in Wilayah Kuwait formerly known as State of Kuwait. This is the culmination of alarming events in the region by Saddam Hussein government since the invasion of Kuwait. The World committee has called to discuss these events and do everything in their power to find a peaceful solution to the armed aggression and military expansion in the area. The Middle East is now a simmering cauldron. It is up to the committee to ensure the preservation of international peace and security.

  5. THE INTERNATIONAL COURT OF ARBITRATION:
    The International Court of Arbitration is an institution for the resolution of international commercial disputes. The International Court of Arbitration is part of the International Chamber of Commerce. There are an increasing number of cases being brought before the International Court of Arbitration. There have been more than 500 cases a year handled by the International Court of Arbitration since 1999.

  6. NORTH-ATLANTIC TREATY ORGANISATION (SCHOOL COUNCIL):
    This Committee is a unique one the main purpose being educating Higher Secondary school students on more recent and broader aspects of the United Nations. This Committee will consist of a double delegation of students and is themed on the North-Atlantic Treaty Organisation. It is based on a treaty signed on 4th April, 1949. NATO's essential purpose is to safeguard the freedom and security of its members through political and military means.

Contact:
Email: irfpc@law.christuniversity.in
Website: http://law.christuniversity.in/slcumun/

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