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Three Day Residential Training Programme on "Companies Act 2013: Issues and Challenges"

School of Corporate Law & Centre for Responsible Corporate Governance, Indian Institute of Corporate Affairs (IICA) are jointly organizing a three day Residential Training Programme on "Companies Act 2013: Issues and Challenges".

Date: 10th - 12th February, 2015
Venue: Indian Institute of Corporate Affairs (IICA), Plot No. P-6, 7, 8, Sector-5, IMT Manesar, Gurgaon, Haryana

Enforcement of the Companies Act, 2013 commenced in 2013 with an objective to reduce the administrative and regulatory burdens to companies; reduce costs to companies; ensure the companies would move in a progressive manner; have a fair, modern and effective framework of company law which is crucial to economic development. It is a modern legislation, which has a strong and modern regulatory mechanism, which will have a substantial impact on the functioning of the Directors and officers within the effective corporate governance system. The new Act also requires the Board of Directors of the company to discharge their corporate social responsibilities by way of statutory regulation as part of their duties.

Objectives of the Training:
In furtherance of its mandate and objective, in the above backdrop, IICA proposes to educate the stakeholders including academia, professionals, researchers and senior level executives on various aspects of the new Company Law and to prepare the stakeholders to understand the practical implications of the Act through various teaching sessions.

Target Audience & Registration Fee:
Professionals, academics and researchers interested in attending this training can register by paying the registration fees as mentioned below:

  • Professionals: Rs. 15,000/-
  • Academics: Rs. 12,000/-
  • Researchers: Rs. 10,000/-

Number of Participants will be limited to fifty.

Registration:
The participants can download the form from IICA website. www.iica.in

The training programme fee can be paid by sending a demand draft in favour of "Indian Institute of Corporate Affairs" payable at New Delhi. The filled in registration form must be enclosed with the demand draft and the same are to be sent to IICA.

Important Instructions:

  • All participants will be offered hospitality, which includes accommodation and food.
  • All correspondence about the programme may be sent to Prof. P.R.R.Nair, Head, Centre for Responsible Corporate Governance, IICA or Dr. Pyla Narayana Rao, Assistant Professor, School of Corporate Law, IICA.

Deadline:
The last date for registration is 30th January, 2015
.

Contact:
Indian Institute of Corporate Affairs
Plot No P-6, 7, 8, Sector-5,
IMT Manesar, Dist Gurgaon, Haryana-122050
Phone: +91-7042712183, +91-9868270734, 0124 -2640088/2640000<
Email: sclcrcg@iica.in
Website: www.iica.in

Download Brochure

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