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


 





GNLU International Maritime Academy 2015

GNLU Centre for Public International Law has a legacy in organizing various noble events in the field of Maritime Law to disseminate knowledge among various stakeholders. To further such a gallant endeavor, GNLU is pleased to inform you that GNLU Centre for Public International Law is organizing a 'GNLU International Maritime Academy 2015'.

Duration: 28th February - 7th March, 2015 (three sessions per day, each of 2 hours)

The Academy shall provide reinforcement of knowledge, understanding and proficiency of maritime law required to perform the responsibilities assigned to the senior officials and shipping executives.

The fluidity and complexity of the nature of maritime issues and interdisciplinary response to maritime security officers require a deep understanding of the law of the sea, maritime law, policies and regulations. Modern ship owners and operators, and vessel officers, are subjected to increasingly detailed and rigorously enforced environmental, security, safety, and political (embargos/sanctions) regulations and requirements. The consequences for non-compliance with these regulations, even if unintentional, can be disruptive to operations and costly. And in some cases, the consequences can be catastrophic.

The Academy offers participants the chance to meet like-minded professionals in a sympathetic but nonetheless demanding academic atmosphere in which valuable professional knowledge will be gained.

Aim:
To equip participants with theoretical and practical legal, operational strategic issues enabling them to render efficient and effective research, advisory, policy and operational assistance to authorities of navy and maritime forces, agencies, institutions, industry.

Objectives:

  • To provide knowledge on contemporary and advance issues and practices of the law of the sea and maritime laws in an intensive manner;
  • To discuss, analyse and forecast the state practice on the law of the sea and maritime laws and future operational challenges and issues at officers level;
  • To acquire understanding on the issues and challenges on the law of the sea and maritime laws in major seafaring nations

Eligibility:

  • Serving officer of any Maritime Security Agency
  • Officer from the Port, Shipping and Company
  • Practioner, Researcher and Scholar of the related field

Fees:
INR 20,000 / USD 400 (including registration, tuition fee, study material, field visits, cultural visits, exams, lodging and boarding)

Batch-size:
40-50 participants

Methodology:
Lectures (including video lectures), Workshops, Seminar and Documentary, Presentation by Participant/Participants. Each candidate will be required to undertake 500 pages additional self-study in advance prior to commencement of the course.

Faculty:
Faculty will consist of renowned professors, experts, senior navy officers, judges.

Evaluation:

  • 100 Marks Course-End Exam (50 marks - Multiple Choice Questions; 50 marks - five analytical long answers)

Study material:
Each candidate will be provided with reading material consisting of essential laws, research articles, reports and case-law abstracts and a book on law of the sea and maritime laws. GNLU will also circulate study material in advance prior to commencement of the course.

Course Modules:

  • Maritime Interest, Doctrine and Strategy
    • National Interests and the Law of the Sea
    • Importance of Maritime Doctrine and Strategy

  • Law of the Sea
    • Historical Development of the UNCLOS, 1982
    • Maritime Zones and the Determination of the National Baseline
    • Delimitation of the Continental Shelf: International Jurisprudence
    • Continental Shelf beyond 200 NM: Law and Politics
    • Freedom of Navigation in a post 9/11 World: Security and Creeping Jurisdiction
    • Straits Used for International Navigation
    • Regime for Islands
    • The land-locked and geographically disadvantaged states and the Law of the Sea
    • UNCLOS Dispute Settlement Regime
    • Prompt Release of Vessels and Crews & ITLOS
    • Contemporary Legal Issues: Enrica Lexie, MV Seaman Guard Ohio, Sir Creek Dispute, India-Bangladesh Arbitration Award, South China Sea Dispute

  • Law of Naval Warfare
    • General Principles of Law of War
    • War Crimes: Individual Criminal Responsibility
    • Rules Governing Weapons and methods of Naval Warfare
    • Enemy Character, Seizure of Enemy Vessels and Goods
    • Protected Persons, Vessels and Aircrafts
    • Law of Neutrality and Economic Warfare

  • Shipping and Maritime Laws Framework
    • Ownership, Registration of Ship and Flag of Convenience
    • Contract of Affreightment
    • Carriage of Goods by Sea (Indian Carriage of Goods by Sea Act 1925, Bill of Lading Act 1856)
    • Charter Party (Time Charter Party and Voyage Charter Party)
    • Admiralty Jurisdiction in reference to M.V. Elisabeth judgment
    • Maritime Lien and Action in Rem (Arrest of Ship, Mareve Injunction);
    • Collisions, Salvage, General Average, Towage, Pilotage
    • Limitation of Liability

  • Ship, Port and Coastal Security
    • Federal Structure of the Indian Constitution and Coastal Security Scheme
    • International Convention for the Safety of Life at Sea 1974 (SOLAS) as amended
    • Convention for the Suppression of Unlawful Acts Against the Safety of Maritime Navigation, 1988
    • The International Ship and Port Facility Security Code (ISPS Code)
    • International Convention on Load Lines 1966, Classification Societies
    • ISM Code

  • Maritime Crimes
    • Historical and Legal Development on Maritime Piracy
    • Maritime Terrorism: Pitfall and Onground Situation
    • International and Comparative Regulation of Private Maritime Security Companies
    • Safety and Security of Sea Lines of Communication
    • Illegal Immigration, Human Trafficking and Drug Trafficking
    • Marine Pollution
    • Illegal, Unreported and Unregulated Fishing
    • Visits During Academy: Ports and Light Houses, Coast Guard Headquarters, Shipping Companies offices, Heritage Sights in Gujarat

Deadline:
The last date for applying is 16th February, 2015.

Contact
Mr. Sanjeet Ruhal
Course Coordinator
Phone: +91-8128650889.
Email: suhal@gnlu.ac.in, gima2015@gnlu.ac.in
Website: www.gnlu.ac.in

Download Notification

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