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International Conference on Human Trafficking: A Socio-Legal Facet of Modern World

Amity Law School, Amity University is pleased to organize an International Conference on "Human Trafficking: A Socio-Legal Facet of Modern World".

Date: 14th October, 2014
Venue: Amity Law School, Noida Campus, Centre-II, Amity University, Uttar Pradesh

Human trafficking is the fastest increasing criminal industry in today,s world, coming in second after illegal drug-trade. This type of slaver has been traced back to the ancient Mesopotamian and Mediterranean civilization and has continued to grow. Human trafficking is a multi-faceted threat.

India has become a source, destination and transit country for men, woman, and children trafficked for forced labour and commercial sexual exploitation. India has become a transit hub for human trafficking with estimated millions, victim to human trafficking. Safety and security, the privileges of living in a free country are compromised. Many of the victims are forced either directly with violence or indirectly with psychological blackmail into the trade. Women & Children are subject to involuntary servitude as factory workers, domestic servants, beggars, agricultural workers and many times they are also sexually abused by their owners. No crime can be worse than this.

A trend line of incidents of human trafficking is showing a steady rising during 2009 - 2013. From 2,848 cases relating to human trafficking reported during 2009, it rose to 3,422 cases in 2010.It further rose to 3,517 cases in 2011, 3,554 cases in 2012 and 3,940 cases in 2013.

Despite 60 years of independence, the benefits of economic development have not trickled down to the marginalized sections of the society and millions of people still live below the poverty line. The poverty and hunger makes children and women belonging to the poor sections of the society highly vulnerable to human trafficking. Social and religious practices too have been a big cause. There is an inexplicable apathy in the approach of law enforcement agencies when it comes to dealing with human trafficking. The major purposes include forced prostitution, marriage, domestic labour, bonded labour, agricultural labour, industrial labour, entertainment, begging, adoption, drug smuggling and peddling and organ transplants.

The Indian government has laid down laws in the Constitution like the Suppression of Immoral Traffic in Women and Girls Act, 1956, The Immoral Traffic (Prevention) Act, and many others. In 2007, three state governments established anti-trafficking police units, the first of this kind in the India. India is a signatory of many international conventions and treaties as such Protocol to Prevent, Suppress and Punish Trafficking in Persons, especially Women and Children, Optional Protocol on the Sale of Children, Child Prostitution and Child Pornography, ILO Abolition of Forced Labour Convention, 1957 (No. 105) and many more. Despite, India has still become a transit hub for human trafficking with estimated millions, victim to human trafficking.

Sub-Themes:

  • Human Trafficking: Definition, Causes & Effects
  • Laws & Conventions pertaining to Human Trafficking
  • Prostitution: A Reason for Human Trafficking
  • Organ trade and Human Trafficking.
  • Child Trafficking
  • Role of Government, Courts & NGOs in rescue, care, support, protection, prevention and rehabilitation of victim

Important Dates:

  • Last date of abstract submission: 21st September, 2014
  • Date of Intimation of abstract acceptance: 25th September, 2014
  • Last date of Submission of full paper: 5th October, 2014

All submissions must be mailed at als2conference2014@gmail.com.

Rules of Submission:

  • The conference is open for Academicians, Advocates, NGOs & Students
  • Abstract: The abstract must range between 250-300 words. It must contain at least 5 keywords. Also, it must be accompanied by a brief profile of the author indicating the e-mail ID, contact number and address.
  • Paper: The paper should not be of more than 6000 words including footnotes. It must be typed using MS Word in Times New Roman Font Size 12 on A4 size paper with a margin of 1" on all sides and 1.5 line spacing. The ILI Method of Citation must be adhered to.

Registration Fees:

  • Students and Research Scholars: Rs. 1,000/-
  • Teachers, Legal Professionals & NGOs: Rs. 1,500/-
  • Co-Author: Rs. 1,000/- each

Note: Co-Authors shall not be more than two for each paper.
The registration fees shall be paid through a demand draft, in the name of Amity University, Uttar Pradesh; payable at Noida on or before 30th September, 2014. It must be sent at the following address:

Amity Law School, Centre-II,
Room No. 404, I-3 Block, 4th Floor,
Amity University Campus,
Sector-125, Noida - 201301
Gautam Buddha Nagar, Uttar Pradesh
Phone: 0120-4392807, 0120-4392017

Contact:
Ms. Vaishali Arora
Phone: +91-9811770646
Email: varora@amity.edu

Mr. Nikhil Kashyap
Phone: +91-9811774888
Email: nkashyap1@amity.edu

Email: als2conference2014@gmail.com
Website: www.amity.edu

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