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IIT Kharagpur - Short Term Course on Arbitration and Business Disputes Resolution in the Era of E-commerce

It is a fact that as an alternative to the traditional method of litigation, more and more businesses are looking into the non-formal and flexible methods of business disputes resolution. Especially, the system of arbitration has emerged as a dominant form of resolution of international commercial or business disputes. Several leading international organizations, both private and inter-governmental entities, such as the International Chamber of Commerce (ICC), the London Court of International Arbitration (LCIA) and the World Intellectual Property Organization (WIPO), have been actively promoting these less formal methods of dispute resolution. One of the chief advantages of approaching these bodies is that these arbitral institutions are having their own time-tested rules and procedures for conducting the arbitration, which avoids the problem of jurisdictional frictions which are inherent in any multi-jurisdictional disputes.

At the same time, the advent of new technologies such as the Information and Communications Technology (ICT) has also opened up certain new avenues for the timely and efficient resolution of such disputes. In particular, the technique of Online Dispute Resolution (ODR) has become the natural choice for cross-border electronic commerce and technology disputes that require urgent and cost-effective solutions. Accordingly, the course will address the opportunities and challenges of technology-enabled arbitration, cyber-arbitration and the arbitration of electronic commerce disputes.

Course Duration: 24th - 26th June, 2015
Venue: Rajiv Gandhi School of Intellectual Property Law, IIT Kharagpur

Target Audience:
The course is intended for people with any legal background. It is also suitable for executives and students with strong interests in the area of cyber-law, E-commerce and Alternate Dispute Resolution. In particular, students of LL.M. and Ph.D. programs are also welcome.

Key Focus of the Program:

  • Cross-border business disputes
  • Business disputes resolution
  • Methods of dispute resolution
  • International arbitration
  • New technologies and arbitration
  • Technology-enabled arbitration
  • Online dispute resolution
  • Cyber-arbitration
  • Arbitration of E-commerce disputes

Course Fee:
The Course Fee for the above course is Rs. 2,800. The fee includes the charges for accommodation for 3 days, the course materials, refreshments and the participation certificate. However, for those who wish to stay at single and air-conditioned rooms at the guest house of the Institute, the additional charges will have to be borne by the participants. They should also note that such places are very limited.

How to apply:
Interested candidates may apply in the prescribed format along with the registration fee in the form of Demand Draft or multi-city account payee Cheque drawn in favor of 'CEP-STC, IIT Kharagpur'. The completed application form along with the Demand Draft / Cheque should be sent to the Coordinator of the course on or before 19th June 2015. The selection will be made on first-come-first-serve basis.

Deadline:
The last date for submission of application is 19th June, 2015.

Contact:
Dr. S.R. Subramanian
Coordinator - STC ADR 2015
Rajiv Gandhi School of Intellectual Property Law
Indian Institute of Technology, Kharagpur - 721 302
Phone: 03222-281726, +91-8001231037, +91-9932059007
Email: subramanian@rgsoipl.iitkgp.ernet.in, srsubramanianiitkgp@gmail.com
Website: http://www.iitkgp.ac.in/

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