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International Legal Practitioner Course (iLPC)

It is proven beyond all doubt and debate that the traditional law degree (undergraduate or graduate or post-graduate) does not equip you for law practise. This is where the need for an academic programme tailored for equipping the practising lawyer is most emphasized.

The Law Pundits International Legal Practitioner Course (iLPC) is a premiere online certificate programme designed to create the best lawyers for the legal industry. Our programme is aimed at lawyers wishing to enhance the quality of their services rendered.

Objectives:
The iLPC course is more than a certificate programme. The course is designed to equip the practising lawyer with fundamental and essential skills for effective law practice. The course not only imparts the participant with legal knowledge but also the essential skill set that the legal industry seeks in its employees. So, the course aims to produce employable lawyers; not ineffective know-it-alls.

The course does not narrow itself in training lawyers for corporate practice but also for litigation practice considering the current trend the legal industry is driving towards. The course provides insights on litigation drafting, convincing and pleading

Who should pursue this Course?
The course is designed for every lawyer who is new to law practice and also for students about to finish law school.

Course Duration: 6 months

Course Fees: Rs. 18,000 / USD $1300

Course Structure & Learning Methods:
The course is categorized into learning modules, practice sessions, tests and assignments. The course is conducted entirely online through the Law Pundits learning portal. This is to ensure the convenience of the participants. The lectures, the practice tests, the assignments and the exams are conducted entirely online. This enables the student to access, learn and successfully complete the course anywhere and anytime.

For the successful completion of the course the student is expected to learn from the reading modules and video lectures, submit the assignments promptly, complete practical sessions and successfully pass the tests by scoring at least 60% of the total mark.

Objectives:
The iLPC course is more than a certificate programme. The course is designed to equip the practising lawyer with fundamental and essential skills for effective law practice. The course not only imparts the participant with legal knowledge but also the essential skill set that the legal industry seeks in its employees. So, the course aims to produce employable lawyers; not ineffective know-it-alls.

The course does not narrow itself in training lawyers for corporate practice but also for litigation practice considering the current trend the legal industry is driving towards. The course provides insights on litigation drafting, convincing and pleading.

Benefits:

  • Equip yourself to go to your next level of law practice
  • Be trained by lawyers experienced in law practice and legal training
  • Gain understanding on how to extend your law practice globally
  • Enhance practice through our flagship LP Practical Lawyering lectures and practice notes
  • Get insights into different areas and modes of law practice
  • Get trained on corporate legal skills like commercial contract drafting, contract vetting, contract management, contract and document abstraction
  • Learn the key elements of litigious practice including how to structure arguments, drafting case briefs and structuring skeletal arguments and court craft.
  • Practice drafting and legal writing through state-of-the-art Law Pundits online portal
  • Be trained in supplementary legal skills including corporate communication, legal writing, negotiation and business development
  • Be enlightened on legal marketing and networking
  • Interact with lawyers from different countries through the Law Pundits forum
  • Get aid in building your lawyer CV and portfolio

Modules:

  • Module 1 - Legal Drafting Skills
    • Language, Layout and Meaning
    • Analyzing and Drafting Clauses
    • Drafting for Remedies
    • Using Defined Terms and Interpretation Clauses
    • Obligation, Power or Discretion?
    • Structuring Contracts and Ensuring that Transactional Documents work together

  • Module 2 - Legal Writing and Communication Skills:
    • Research Notes and Internal Memos
    • Legal Articles and Updates
    • Letters of Advice
    • Litigation Documents: Pleadings, Particulars of Claim Statements of Case

  • Module 3 - Legal Research Skills
    • Search Strategies
    • Citation and Authority
    • Online Research Skill

  • Module 4 - Law Firm Finance And Management Skills
    • Time Recording And Profitability
    • Pricing Legal Services
    • Business Development

Contact:
Law Pundits LLP
"Karthika", TC 9/2454, A-54,
Sreerangam Lane,
Sasthamangalam P.O.,
Trivandrum, Kerala - 695010
Phone: +91-471-4099097
Email: info@lawpunditsglobal.com
Website: www.lawpunditsglobal.com

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