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International Arbitration Law Summit 2015

Legal Era is pleased to invite you to the 2nd Annual Seminar on International Commercial Arbitration 2015. The theme for the summit is "Litigation v/s Arbitration - Vision 2020".

Date: 17th January, 2015
Location: New Delhi

Even though ADR has been around for a long time and there have been many conferences with respect to it, we still have a long way to go and must discuss many new age issues.

This exclusive seminar has been developed to help private practitioners and in-house counsel meet the challenges of this exciting practice area. The seminar teaches legal practitioners the critical skills and practical insight into handling arbitration cases effectively in an international context.

The seminar has been conceptualised keeping in mind the new investment and business opportunities in India as also the new opportunities generated by the 100 smart cities projects. All this development creates an environment ripe for national and international disputes. Litigation is time consuming and arduous. In business time is money and a nation on the track of development needs new and time and cost effective dispute resolution mechanisms.

With this in mind the conference focuses on construction arbitration, investment arbitration, oil and gas, and intellectual property. It also contemplates ways to facilitate business and investment through effective dispute resolution mechanisms.

Key Discussion Areas:

  • India As The Centre For Resolving Disputes: Legislative Changes Past, Present & Future
  • International Arbitration and BITs
  • Enforcement And Challenges Of Foreign Arbitral Awards
  • Arbitration In India - A Litigant's Nightmare why & till when
  • Case Study on Oil & Gas projects related ADR & IP related ADR

Why should you attend?
Attend to be abreast of the latest developments in Arbitration and Alternative Dispute Resolution norms and other legal modifications and challenges, brainstorm with the experts to build new India. Not to be missed given the range of development and business opportunities that are being generated in a new and modern India. As with business opportunities there are also business disputes and a nation on the track of development must master beforehand how to deal effectively with these.

Who should attend?

  • Attorneys
  • Legal Heads
  • General Counsels
  • Legal Head/ CEO/ COO/ Chairpersons/ Professionals of Multinational companies
  • Engineers
  • Real Estate Professionals
  • Construction Companies
  • Arbitrators
  • Conciliation and Mediation Officers
  • Judges
  • Lawyers
  • CA/CS
  • Public regulators
  • Government officials
  • Academics
  • Senior Partners
  • Associates
  • NGOs

Contact:
Phone: +91-8879635575, +91-8879635571
Email: info@legalera.in
Website: http://legaleraevents.com/Litigation-V/s-Arbitration.html

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