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COHERENCE - 1st International Multidisciplinary Law Conference 2015

Symbiosis Law School, Hyderabad is going to organize the 1st International Multidisciplinary Law Conference 2015.

Date: 9th - 10th October, 2015
Venue: Auditorium of Symbiosis Law School, Hyderabad

Background Note:
Multidisciplinary practices (MDP) have been a subject of acrimonious debate between two opposing campaigns, each citing passionate reasons for why it should be formally established or defi-nitively barred. In the Law discipline, Multidisciplinary practice refers to a professional entity in which lawyers partner with non-lawyers to provide a mix of legal and non-legal services. Efficiency and innovation by this new structure is stifled with fears of conflicts of interest and dilution of privilege.

With an MDP, clients shall save on information and transactional costs, which in turn may save billable hours by the service providers. MDP not only increases efficiency but also, may increase competency and quality of work, because problems in today's world are not entirely "legal" or "business" problems, but a stifling amalgamation of both. MDPs' combination perspective may address problems that clients previously did not know existed. Diverse professionals working together in unity create new and innovative solutions and are more competitive in offering legal solutions than the traditional -firm in terms of price and quality.

The positivity of MDP is its judicious integration. Legal scholars, globally foresee a trend that non-lawyers and MDPs will become competitive against the traditional lawyer, running the risk of marginalizing practicing lawyers. Large accounting - firms have aggressively invaded the legal market and profession in some countries. While some countries are banning MDP due to its dilution of privilege specially in the legal domain, the proponents are propagating its need to have a better society with well resolved problems. Many observers state pragmatically that for all intents and purposes, the MDP revolution has already arrived in relation to corporate practice.

Conference Objective:

  • To bring to the fore the obvious synergistic value that shall result from MDP in enriching Law domain.
  • To create a platform for research in multiple academic disciplines with Law

Conference Theme:
In the above backdrop, "Interdisciplinary Integration for Legal Enrichment" is framed as the theme. Research Papers, Perspectives, Case Studies, Discussion Notes, and Working Papers are encouraged from Academicians, Doctoral Scholars, Independent Practitioners, and Students. The contributions should be of interdisciplinary signi-ficance.

For instance, "Lessons from Smartphone Wars: Patent Litigants, Patent Quality, and Software", "Consumer Cloud Robotics and the Fair Information Practice Principles: Challenges and Opportunities", Marx's Instrumentalist theory - Interdependence of base and superstructure" "Empowerment of Women in India: A Socio-Legal Analysis "Role of language in appellate judgments" etc.

Broad Themes:

  • International Law in a multicultural world
  • Law as mirroring societal values
  • Relevance of legal institutions in contemporary society
  • Corporate laws and theoretical approaches
  • Traditional values & minority rights
  • Criminal Laws and Cultural Values
  • Immigration policies & Political Charters of Economies
  • Environmental regulation and sustainability
  • Impact of technology on globalization - legal issues
  • Ideals reflected in human rights charters
  • Potpourri (Mixed-bag)

Submission Guidelines:

  • The contributions should be accompanied by an abstract of not more than 250 words and 3 keywords; the full papers shall not be more than 25 pages (excluding abstract) inclusive of tables, graphs, diagrams, photographs and references. References need to be cited in APA Style.
  • The margin should be 1.5 on all sides with 1.5 spacing between the lines. The headings should be in 14 font size, and the text in 12 font size, both Times New Roman, and the sub-headings need to be numbered.
  • The diagrams, tables, and photographs should have appropriate titles and sources if extracted.
  • The papers shall be checked for plagiarism and papers with instances of plagiarism shall be disquali-fied from presentation in the conference.
  • The delegate shall be given 15 minutes in all for presentation; 10 minutes for presentation and 5 minutes for Q & A.
  • Certi-ficate of participation and/or presentation shall be given to candidates who are physically present only. In-absentia presentations and Skype presentations are strictly avoided.
  • The -first page of the full paper should have title of the paper, name(s) of the authors, Institute(s) of affiliation.
  • The second page should have Author(s) Pro-file with name, designation, Institutional affiliation, educational quali-fications, and contact numbers and email ids.
  • The third page should have title, name of the author(s), and an abstract.
  • The complete paper should be sent to the email id: coherence@slsh.edu.in
  • Out station candidates shall be provided with shared accommodation depending on availability. The charge for accommodation is exclusive of Registration fees.
  • The main author and the co-author should pay the registration fees in order to present the paper.
  • All queries regarding the conference may be addressed to anyone in the Conference Committee.
  • All the papers shall be reviewed by a team of experts and the noti-fication of acceptance shall be within a week.
  • Selected best papers shall be published in SLSH International Multidisciplinary Law Journal. All the papers shall be released as conference proceedings with ISBN number.

Registration:

Category

INR

US$

Academicians:

2500

40

Independent Practitioners (Consultants):

4000

63

Corporate Executives:

4000

63

Doctoral Scholars:

2000

32

Students:

500

8

  • The registration may be paid through a Demand Draft or NEFT.
  • The delegate should scan the Demand Draft and the fi-lled-in Registration form with details about DD or NEFT to both the email ids: accounts@slsh.edu.in and coherence@slsh.edu.in.
  • The delegates need to bring the DD (without fail) while coming to the conference.
  • The Registration fee includes Conference kit, breakfast, lunch, and refreshments on the two days of conference.

Accommodation:
Accommodation is chargeable and is available on a sharing basis which costs 750 INR per day per person. Accommodation charge may be payable after arriving at the Conference venue.

Deadline:
The last date for submission of research paper is 21st September, 2015.

Contact:
Symbiosis Law School, Hyderabad
Survey Number 292, O- Bangalore Highway,
KothurMandal, Village: Mamidipalli,
District: Mahboobnagar,
Hyderabad, Telangana - 509217
Phone: +91-7093921243 / 44
Email: coherence@slsh.edu.in
Website: www.slsh.edu.in

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