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National Seminar on "Indian Constitution the Precursor of Modern India"

A National Seminar is being organized by Department of Law, Indira Gandhi University, Meerpur on "Indian Constitution: Precursor of Modern India".

Date: 26th - 27th November, 2014

Aim of the Seminar:
On 26th day of November, 2014, we are going to complete 65 years of the adoption of the Constitution of India. No doubt, the Constitution of India is the Supreme Law of the nation which lays down a system of day-to-day governance in India. The Constitution of India is a fundamental document representing the social, economic and political ideas and aspirations of "We the People of India". As Thomas Paine rightly said, "A constitution not the act of the government but of the people constituting a Government and a government without a constitution is power without right."

The Constitution of India is a document which recourses Justice, Liberty, Equality for all its citizens and promoting among them all Fraternity. The ultimate goal of the Constitution of India is that of "securing the dignity of the individual and unity of the nation." Therefore, on 26th November, 1949 we the People of India solemnly resolved to constitute India into a "Sovereign Democratic Republic" and also introduced "Socialist" and "Secular" words by the Constitution (42nd Amendment) Act, 1976. As many of philosophers and jurists considered the Constitution of India a most comprehensive and unique document in many ways as, it attempts a balance between the fundamental rights of the individual on one hand and the socio-economic interests of the people and security of the state on other hand. While many constitutions of nations framed after the Second World War have floundered and gone into oblivion, our constitution has successfully faced many crises and survived. This is itself evidence of its resilience, dynamism and growth potential.

Truly, the Constitution of India is a revolutionary document in its various dimensions. It is not only one of the finest documents in the global legal literature but it is also the Precursor of Modern India. Granville Austin, the eminent scholar and political biographer of the Indian Constitution rightly pointed out that the Indian Constitution is first and foremost a social document. The majority of its provisions are either directly aimed at furthering the goal of the social revolution or attempt to faster this revolution by establishing the conditions necessary for its achievement. Therefore, the constitution of India is not only a legal charter laying down legal rules of governance, but it is also the nation's commitment to constitutional values of modern liberal democracy, human rights, social justice, national unity and welfare of all. In other words, the constitution is a national instrument of social, economic and political transformation by constitutional means.

So, the present seminar is an attempt to critically evaluate the Social Transformation in India via Constitutional means in present scenario and to prepare an extensive document in India for the times to come.

Objectives of the Seminar:

  1. To understand the Revolutionary Background of the Constitution of India.
  2. To promote Preambular vision of Modern India for social, economic and educational expansion.
  3. To expand a model based on Fundamental Rights Jurisprudence in Modern India.
  4. To explore the potentiality of Directive Principles of State Policy as an agenda for Modern India.
  5. To understand the working of the Legislative Activism, Administrative Governance & Judicial Process in Modern India.

Theme:
Indian Constitution: the Precursor of Modern India

Sub-Themes:

  1. Preambular Vision of a Modern India.
  2. Fundamental Rights Jurisprudence in Modern India.
  3. Directive Principles as an Agenda for Modern India.
  4. Legislative Activism for Modern India.
  5. Administrative Governance in Modern India.
  6. Constitutionalism and Judicial Process in Modern India

Registration Fee:

Teachers/Others

Rs.500/-

Research Scholars

Rs.200/-

Note: Invited scholars and resource person will be exempt from Registration Fee.

Registration Procedure:
The registration will start from 25th November, 2014 onwards for all delegates /participants. Participants are requested to register themselves by filling up "Registration Form" along with registration fee (Cash) on the spot.

Accommodation will be made available for the outstation delegates /participants on their prior request.

No TA/DA will be paid to the delegates/participants. They are requested to arrange the same from their own institutions. However, sleeper class/b us f are can be provided to some needy Research Scholars who are not funded by an y funding agencies if the y submit a certificate in this regard issued by their Chairperson/Head/Director.

Contact:
Dr. Ajit Singh Chahal
Department of Law,
Indira Gandhi University,
Meerpur (Rewari), Haryana
Phones: +91-9416148243.
Email: draschahallaw@gmail.com

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