AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
 
Search Colleges
Course Name:
State:
City:

Add Colleges
Institute
Course


Sawaal Jawaab
Have a Sawaal? Ask


Search Questions


Law College Events and News


 







2nd International Conference on interface between Intellectual Property & Competition Law

ASSOCHAM is organizing the 2nd International Conference on "Interface between Intellectual Property & Competition Law".

Date: 29th August, 2014
Venue: Hotel Shangri-La, New Delhi

The interaction between IPR and Competition Policy is neither conflicting nor they aim to replace each other; in fact they both complement each other. The common objective of both laws is to promote innovation. The advent of fresh innovations gives rise to healthy competition at macro as well as micro economic levels which further leads to more competition for innovation, which eventually results in economic development of the country.

Further Competition law and IP law pursue the same aim of consumer welfare. The law of property grants an exclusive right in the hope to induce people to make investments in things which are needed in society. Competition law aims to provide the consumers highest quality of goods and services that too at the lowest possible price. They both adopt different path to achieve the same goal of consumer welfare.

IP and Competition laws have to be applied in tandem so that interest of both innovators and consumers are protected.

In view of these emerging issues and key developments, ASSOCHAM is organizing 2nd International Conference on "Interface between Intellectual Property & Competition Law" on 29th August 2014 at New Delhi.

Key Discussion Points:

  • Abuse of dominant position and compulsory licensing
  • Valuing IP and its potential challenges / IP Valuation
  • The interface IP/Competition in WTO Development Agenda
  • The interface between IP and Competition law in the Broadcasting sector
  • The interface between IP and Competition law in the Pharmaceutical sector
  • IP and Competition Law : Industry Perspective
  • Anti-Competition and IPR - Different means to the same end?
  • Innovation and IPR
  • Protecting your assets in a litigious culture
  • Innovation and Competition Law
  • Recent changes on Madrid Protocol
  • Competition law enforcement in the high-tech sector
  • Monopolistic behaviors in Horizontal Agreements and Vertical Agreements
  • Relationship Between IPR, Monopolies and Dominance

Registration Fees:
Delegate Fee: 4,000 Inclusive Service Tax (10% discount for two or more delegate from same organisation; 10% discount for ASSOCHAM Members)

Online Registration Form:
http://www.assocham.org/events/online-registration.php?id=1036

Contact:
Mr. Abhishek Saxena
Phone: + 91-9971975142
Email: abhishek.saxena@assocham.com

Mr. Abhishek Bitolia
Phone: +91-9818030577
Email: corporatelaw@assocham.com

ASSOCHAM Corporate Office
5, Sardar Patel Marg
Chanakyapuri, New Delhi - 110021
Phone: 46550555 (Hunting Line)
Fax: 01123017008/9
Email: assocham@nic.in
Website: http://www.assocham.org/

Download Brochure, Registration Form

rss feed img


Law College Events and News Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys