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International Conference on Cyber Law, Cyber Crime and Cyber Security

Cyberlaws.net and Pavan Duggal are jointly organizing an International Conference on Cyber Law, Cyber Crime & Cyber Security.

Date: 19th November, 2015
Venue: India International Centre, New Delhi

Objectives:
The objectives of the International Conference are as follows:

  • To identify the emerging Cyber Law trends and jurisprudence impacting Cyberspace in today's scenario.
  • To create far more awareness about the newly emerging kinds of cybercrimes that is impacting all stakeholders in the digital and mobile ecosystem.
  • To identify the areas in cyber crimes where Cyber Law needs to be further evolved so as to meet with the expectation and needs of the relevant stakeholders of the digital and mobile ecosystem.
  • To work in the direction of creating an International network of cyber crimes and cyber-legal law professionals which could then be an important voice in the further development of cybercrimes and Cyber Law jurisprudence across the world.

Topics for the Conference:
The International Conference on Cyber Law, Cyber Crime & Cyber Security shall aim to examine some of the important aspects pertaining to evolving jurisprudence concerning Cyber Law, Cyber Crime and Cyber Security. Some of the topics that will be covered include the following:

  • Cyber Law 2015 & beyond
  • Newly Emerging Cyber Crimes
  • Trends for Cyber Security
  • Surveillance, Interception & Sovereignty
  • Intermediary Rights and Liability in a changed new Cyber World
  • Dark Web - A New Blackhole
  • Has Digital Privacy evaporated totally?
  • Internet Jurisdiction - A Catch 2022 Situation
  • Digital Defamation, Right to be forgotten & Connected Legalities
  • Net Neutrality developments till date
  • Free Speech
  • Internet Governance - Progress so far & challenges ahead
  • Cyber Terrorism, Cyber Fundamentalism & Cyber Extremism
  • Mobile Crimes
  • Developments in International approaches on regulating cyber crimes the world over
  • Cyber War & Legalities
  • Cyber Bullying, Cyber Harassment & Social Media
  • Cyber Crime & Big Data Legalities
  • Internet of Things, Cyber Security & Connected Maze of Legalities
  • Mobile Security Challenges
  • Mobile Apps & Cyber Security
  • Data Protection - New Legal Manifestations
  • Mobile Payments & Cyber Security
  • Social Media, Societal Behaviour, Cyber Security & Cyber Safety
  • Emerging legal challenges with Crypto-currencies and Digital currencies
  • Free Speech and Democracy in Cyberspace
  • Cyber Safety and connected rights, duties and obligations
  • Securing and safely ensuring electronic transactions
  • Strategies for increasing public awareness of the consequences of Cyber Crime
  • Protecting your data, Intellectual Property and brand in cyberspace
  • Cyber Security Risk Management
  • Cloud Data Storage Security, Threats and Legalities
  • Cyber Laws and regulations for enhancing E-commerce
  • Data Breaches, Emerging Legal Issues and Best Practices
  • Digital Vellum and Legal, Policy Challenges
  • Online threats and Human Rights
  • Cyber Victimology
  • Cyber Disaster Management
  • Mobile OS ecosystem and Cyber Security
  • Cyber Sovereignty and its enforceability
  • Domain Name Legal Issues
  • Facial Recognition technologies and the need for legally protecting the face
  • Electronic Interception as a Sovereign Right and Limitations
  • Information Sharing
  • Limiting Corporate Cyber Liabilities - International best practices and Cyber Insurance

Registration:

Registration

Early bird rate (up to 15th Oct, 2015)

Standard rate (after 15th Oct, 2015)

Registration Fees

INR 10,000 (USD 160)

INR 15,000 (USD 190)

Contact:
International Conference on Cyberlaw & Cybercrime
S Block, Greater Kailash-1
New Delhi
Email: info@cyberlawcybercrime.com
Website: http://cyberlawcybercrime.com

Download Registration Form

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