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National Seminar on Gender Justice - A Reality or Fragile Myth?

We are pleased to inform you that Campus Law Centre, University of Delhi, Delhi, a premier legal institution, is organizing a National Seminar on "Gender Justice - A Reality or Fragile Myth? Changing Patriarchal Mindset through Strict Implementation of Women Laws"

Date: 8th March, 2014
Venue: Seminar Hall, Campus Law Centre, Faculty of Law, Chhatra Marg, University of Delhi

In the last decade, Indian Parliament has enacted some new laws and amended some old laws ensuring gender equity. These laws on the statute book are not being able; so far, to bring about desired changes, particularly with respect to the sexual violence against women. Therefore it becomes necessary to examine the effectiveness of these statues/provisions with special reference to the implementation aspects of these laws.

Against this backdrop, Campus Law Centre, University of Delhi, a premier legal institution takes pride in organizing a National Seminar on "Gender Justice: A Reality or Fragile Myth-Changing Patriarchal Mindset through Strict Implementation of Women Laws" . The Seminar will offer an opportunity to the academicians, judges, lawyers, researchers, NGOs and other concerned scholars to deliberate as to how to make law to work and achieve the desired objective of safe and secure environment for women through the effective implementation and interpretation of law.

Objectives of the Conference:

  1. to provide a platform for , academician, judges, lawyers, policy makers, executives, NGOs etc to critically analyse the implementation and interpretation of gender laws;
  2. to discuss empirical studies relating to implementation and interpretations of gender laws;
  3. to critically analyze the provisions of Criminal Law (Amendment) Act, 2013
  4. to help bring attitudinal changes to correct the aberration of gender bias in the institutions of governance
  5. to help correct societal mindset of its gender bias
  6. to make recommendations for the better implementation of gender specific laws

Call for Papers:
In order to achieve the objectives of the Conference, the participants are invited to make critical analysis of law relating to the dignity and safety of women.

Themes:

  1. Gender Justice and Criminal Law (Amendment) Act, 2013
    • Indian Penal Code, 1860
      • Rape Laws
      • Newly Created Offences
    • Code of Criminal Procedure, 1973
    • Indian Evidence Act, 1872
    • Protection of Children from Sexual offences Act, 2012

  2. Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act, 2013
    • Implementation Structure and Functioning
    • Effectiveness of the Act
    • Judicial Response against Sexual harassment

  3. Protection of Women from Domestic Violence Act, 2005 along with Protection of Women from Domestic Violence Rules, 2005
    • Implementation Structure and Functioning
    • Judicial Response

  4. Pre-Conception and Pre-Natal Diagnostic Techniques (Prohibition of Sex Selection) Act, 1994 along with Pre-Conception and Pre-Natal Diagnostic Techniques (Prohibition of Sex Selection) Rules 1996
    • Implementation Structure and Functioning
    • Prosecution Pending Cases
    • Judicial Response

Papers are invited on any of the above themes. The papers accepted for presentation at the conference will be selected on a competitive selection process.

The selection criteria inter alia will be: relevance to the broad theme; quality of the abstract; geographical diversity of presenters etc. The abstract of paper should not be more than 400 words.

It should indicate:

  1. Title of Paper,
  2. Theme of Conference,
  3. Sub-theme of Conference
  4. Presenters' brief description, on a separate page, including name, designation, educational qualifications, professional status and experience in not more than 300 words.

Deadline:
The deadline for submission of abstract is 20th January, 2014 (2300 hrs IST). The abstract can be sent to genderjustice@clc.du.ac.in.

Guidelines for Paper Submission:
Applicable only to presenters whose abstracts would have been accepted.

  • Author's Title & Name, University/Organization, Paper Title and Email Address to be stated clearly on the cover page of the paper.
  • The paper should consist of 3,500- 6,000 words, inclusive of footnotes. Font - Times New Roman; Size 12 for Text, 10 for Footnotes
  • Line spacing - 1.5 for text and single for footnotes
  • Microsoft Word Document Format
  • Papers to be sent to genderjustice@clc.du.ac.in by 15th February, 2014, 2300 hrs IST

The language of presentation will be English. Each speaker will be allocated a maximum of 20 minutes to present his or her paper. The presentation venue is equipped with a computer and LCD projector. Speakers who wish to use Power point slides to present their papers should save their slides onto a USB drive for this purpose.

Number of Selected Papers:
Number of select paper presentations shall not be more than twenty five. Whether paper is selected or not, conference may still be attended.

Number of Participants:
The number of participants including paper presenters shall not be more than sixty. Non presenters will be selected on first- cum- first basis.

Publication of Papers:
Selected papers would be considered for publication in the form of a book.

Registration Fee

Category

Early bird registration Before/on January 31, 2014

After January 31, 2014 till February 10, 2014

Delegates

Rs. 2,000/-

Rs. 3,000/-

Accompanying Person

Rs. 500/-

Rs. 750/-

Contact:
Dr. Vandna Mahalwar
Seminar Coordinator
Phone: 9971349461

Ms. Cheshta Dahiya
Seminar Coordinator
Phone: +91-9990690761

Prof. (Dr.) Usha Tandon
Professor-In-Charge,
Campus Law Centre,
University of Delhi,
Phone: 011-27667895
Email: genderjustice@clc.du.ac.in
Website: http://clc.du.ac.in/full-Event.aspx?id=12

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