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National Seminar on Legal Regime of Corporate Social Responsibility in India 2015

The University College of Law, Osmania University is pleased to organize a two day National Seminar on "Legal Regime of Corporate Social Responsibility in India 2015".

Date: 14th - 15th March, 2015
Venue: Conference hall, University College of Law, Osmania University, Hyderabad

Theme of the Seminar:
The corporate social responsibility (CSR) is a philosophy that looks at the social interest and the long run enlightened self interest of business. It aims at integrating the business interest with that of community in which it operates.

The actions of business and industry impact the lives of citizens, both directly and indirectly. Hence the business and industry are expected to assure reasonable level of responsibilities towards the society in addition to their economic and legal obligations. The corporations have, thus, obligations towards the society and are expected to be ethical and good corporate citizens. The CSR, goes beyond the narrow economic, technical and legal requirements and interests of the firm.

It has been widely recognized the world over that integrating social, environmental and ethical responsibilities into governance of business ensures their long term success, competitiveness and sustainability. Such an approach also reaffirms the view that businesses are an integral part of society and have a critical and active role to play in the sustenance and improvement of healthy ecosystems. It also helps in fostering the social inclusiveness and equity and in upholding the essentials of ethical practices and good governance. Companies with effective CSR have the image of socially responsible companies; achieve sustainable growth in their operations in the long run, and their products and services are preferred by the customers.

In India, prior to the new Companies Act, 2013, both the public and private companies were taking up certain philanthropic activities on voluntary basis. Such programs were mainly focused on religion and to a limited extent on educational activities. Up till 2009 there were no specific guidelines for CSR in the country. It was only in 2009 that the Ministry of Corporate Affairs, Government of India, issued certain guidelines for the companies to undertake CSR activities on voluntary basis.

The Ministry, however, issued fresh guidelines for the central public sector enterprises (CPSEs) in 2013 according to which the budgetary allocation to CSR was linked to their Profit After Tax (PAT) of the previous year. With the enactment of the Companies Act, 2013 (w.e.f. April 1,2014), the public as well as private sector companies are now covered under Clause 135 of the Act and they are under an obligation to allocate and invest at least 2% of their profit after PAT to the CSR activities. It is significant to mention that the Companies Act, 2013 is much more specific than the earlier guidelines on CSR.

Sub-Themes:
The Two-day national seminar is being organized to discuss in-depth the following areas of CSR:

  • Conceptual Framework and Analysis of CSR
  • CSR under the Past and Present Company Law & Other Legal Perspectives
  • Indian Constitutional Spirit and CSR
  • Dimensions of CSR - Environment, Public Health, Education and Women Empowerment, Rural development & Poverty Alleviation etc
  • Corporate Governance and CSR
  • Societal Response to CSR in India
  • Judicial Response to CSR
  • Impact of CSR on the financial performance of Companies
  • Merits and Demerits of CSR activities for the Companies
  • Best Practices of CSR in India and Abroad
  • Implementation of CSR Activities by Companies-Issues and Challenges.

This list is only illustrative in nature, and the participants may choose any other topic relevant to the theme of the seminar.

Call for Papers:
An abstract should be sent on or before 1st February, 2015 with not more than 500 words and full papers will be sent on or before 15th February, 2015 with not more than 5000 words in MS Words, Font Size 12, 1.5 Space. Selected full papers will be Published in Book form with ISBN will be issued.

Registration Fee:

  • Academicians / Teachers and Law Professionals: Rs.1000/-
  • Research Scholars / Students: Rs.500/-

Important Dates:

Submission of abstract (500 words)

1st February, 2015

Submission of full paper (3500 - 5000 words)

15th February, 2015

Contact:
Dr. N. Venkateshwarlu
Convener of the Seminar
Sr. Asst. Prof. of Corporate Laws,
University College of Law,
Osmania University, Hyderabad
Phone: +91-8106894644, 040-27098928, 040-27682368
Email: ucloucsr15@gmail.com
Website: http://www.osmania.ac.in

Download Brochure, Registration Form

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