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International Conference on "Transnational Corruption: Challenges and Resolutions"

Centre for Transparency and Accountability in Governance, National Law University, Delhi in collaboration with the Transparency International India, New Delhi is organizing the International Conference on "Transnational Corruption: Challenges and Resolutions".

Date: 14th - 15th March, 2015
Venue: National Law University Delhi, India

Corruption is no more a domestic problem but has become a global phenomenon. It is not confined to the territorial jurisdiction one nation but have transnational implications and impacts. The first specialized convention is from 1996, when the Inter-American Convention Against Corruption was adopted, and many of the existing treaties are still regional. However, in 2003, a global convention was adopted as well, the United Nations Convention Against Corruption (UNCAC). Some international law instruments to counter transnational organized crime had been adopted earlier, which included some provisions dealing with corruption. In particular, the United Nations Convention against Transnational Organized Crime (UNTOC), which contains provisions on corruption (Articles 8 and 9), was adopted in 2000. All these treaties are mainly aimed at criminalization, prevention, and international cooperation. The fight against corruption through international criminal law, the impact of corruption (and anti-corruption) on human rights protection, and the strengthening of the rule of law through anti-corruption initiatives are the matters of grave concern for every State.

On May 12, 2011, India became the 152nd country to ratify the United Nations Convention against Corruption, which was originally adopted by the UN General Assembly on October 31, 2003, and entered into force on December 14, 2005. India's ratification is characterized as a reaffirmation of India's commitment to fight corruption and to undertake vigorously administrative legal reforms.

Recently, the Government headed by Shri Narendra Modi has appointed a Special Investigative Team (SIT) to locate and recover the money illegally stashed outside. If it is brought back, it will be utilised for the benefit of the country. There is no doubt, that it is going to be very challenging task for us considering the international ramifications and the tax avoidance agreements signed with various countries.

It is well known that corruption destroys lives and communities and undermines countries and institutions. It generates popular anger that threatens to further destabilise societies and exacerbate violent conflicts. Corruption translates into human suffering. It leads to failure in the delivery of basic services like education or healthcare. Corruption amounts to a dirty tax, and the poor and most vulnerable are its primary victims. Corruption not only affects human lives but also economies of the nation. People have lost faith in the law and order agencies due to large scale of corruption. If corruption is not restricted then economy of the world would be affected adversely. The contemporary challenge that is posed to everyone, is, how to conquer the menace of corruption across the globe. What are weapons/methods that can be utilised to surmount the evil of corruption?

Sub-themes:
The Conference shall provide an international platform to various national and international stakeholders and address contemporary matters for eliminating corruption. This Conference would deliberate on the following sub-themes:

  1. The United Nations Convention against Corruption, 2003
    • Preventive measures to control corruption: Establishment of anti-corruption bodies, foreign financing of election campaign of political parties, policies on public procurement system, etc.
    • Criminalisation of corruption: private sector corruption (MNCs), embezzlement of public money, Money laundering and corruption, trading under influence and corruption. Concealment and laundering of the proceeds of corruption, etc.
    • International Cooperation to tackle Corruption: Mutual legal assistance in gathering and transferring evidence, extradition of offenders, cooperation on tracing, freezing, seizure and confiscation of proceeds of corruption, Investigation and Prosecution of corruption related offences.
    • Asset Recovery: agreements on illegal asset recovery- embezzlement of public funds, black money deposited in foreign banks.

  2. Recognition of facets of corruption as crime across the globe
  3. Role of the International Administrative Agencies in controlling corruption: UN, WTO, International Courts, and other bodies
  4. Role of International forums/NGOs/Societies in sensitisation and controlling corruption: Transparency International India, Transparency International, Commonwealth Human Rights Initiative, etc
  5. Accountability of nations for corruption
  6. Corruption and Human rights in the international perspective.
  7. Avoidance of double tax agreements and corruption
  8. Lobbying for public procurement of goods and services and policies on trade relaxation
  9. Liberalization Privatization and Globalization and Corruption in Development
  10. Money laundering and corruption
  11. Multilateral initiatives for controlling corruption

Any other topic related to the main theme of the Conference

Registration Charges:

  • Teachers / Professionals: Rs. 1,500/-
  • Students: Rs. 1000/-

No TA/DA will be paid to participants. Limited accommodation is available on first come first serve basis, without any additional charges, for participants from outside the NCR area only. Preference shall be given to paper presenters. Registration charges can be submitted at any time on or before 7th March, 2015. Certificate for actual participation shall be issued after completion of the events or will be mailed after completion of the conference. No certificate shall be issuedin absentiaand there shall be no refund of registration charges at any stage.There shall be no registration fee from any foreign delegate and accommodation of the same will also be looked after by the University.

Contact:
Dr. Jeet Singh Mann
Centre for Transparency and Accountability in Governance
National Law University, Delhi,
Sector 14 Dwarka
New Delhi 10078, India
Email: ctag@nludelhi.ac.in
Website: www.nludelhi.ac.in

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