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


 





Empowering Dalit Lawyers for Empowering India

The Dalit communities in India continue to reel under incessant human right violations in the form of violence and atrocities. It calls for empowering and developing leadership among Dalit communities, lawyers in particular, to give voice to the anguish, aspirations and hopes of their people and lead them forward and affirm their right to equity, identity, dignity, life, development and future.

Date: 6th - 8th December, 2014
Venue: Indian Social Institute, New Delhi

It is meant for the lawyers (both those who have completed as well as pursuing law) and advocates from Dalit Communities. The medium of language will be Hindi.

Objectives:
The main objectives of the programme are:

  • To promote Dalit legal empowerment
  • To promote network of Dalit lawyers.

Methodology:
The training programme will be conducted by qualified and eminent persons in the field of law and legal practice. The emphasis is on imparting knowledge through discussion, personal sharing, case study, documentary films, interactions and meetings with advocates, social activists, and visits to National Commission for Women, National Human Rights Commission, Family Courts, Consumer Courts, and Parliament House etc.

Topics:
This course will cover the following topics:

  • Sharing of experiences and knowledge on issues of concern including The Practice of untouchability and discrimination against Dalits/Adivasis, unorganized labor and child labor, Dalit/Adivasi land rights.
  • Human rights of Dalits and its violations
  • SC/ST issues & Scheduled Caste and Scheduled Tribe (Prevention of Atrocities) Act, 1989, Civil Liberties Act, 1988
  • Protection of Human Rights Act, 1993, Composition and functioning of NHRC/SHRCs and Other National/State Commissions.
  • Criminal Procedure system in India including human rights and police
  • Court practices and procedures
  • Welfare schemes and policies related to Dalit/Adivasi communities etc.

Registration

  • Registration fee: Rs. 500/- (non-refundable)
  • Board & lodge: Rs. 500/- (highly subsidized)

Number of participants: 30

Expected Outcome:
Better network among members of Dalit legal fraternity and also empowerment and Leadership among the members of the Dalit Community.

Contact:
Mr. Paul Jacob
Phone: +91-9810939681, 011-49534142
Email: paul@isidelhi.org.in, pauljacob1960@gmail.com

Indian Social Institute
10, Institutional Area,
Lodi Road, New Delhi
Delhi - 110003
Phone: 011-49534000
Fax: 011-24690660, 011-49534104
Website: http://www.isidelhi.org.in/

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