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4th Annual Media, Entertainment & Advertising Legal Summit 2015

4th Annual Media, Entertainment & Advertising Legal Summit 2015

Lex Witness is proud to announce the 4th edition of the Annual Media, Entertainment & Advertising Legal Summit.

Date: 20th November, 2015
Venue: Le Meridien, New Delhi

Download Brochure, Registration Form

Summit Theme:

  • The Indian M & E Sector - A Game Changer for the Indian Economy:
    There is not even an iota of doubt, when it comes to how high rising is the Indian Media and Entertainment Industry as far as the Indian Economy is concerned. Various industry surveys and reports have endorsed the scopes of the sector with thumping growth figures and aggressive times ahead. Have a look at a few of the report mentioned:

    The Media and Entertainment Industry in India is poised to grow from Rs 1,026 billion in 2014, to reach Rs 1,964 billion by 2019. The growth in popularity of digital media continued to surge in 2014, with a significant growth in digital advertising of 44.5 per cent over 2013. In 2014, the Indian print industry experienced a growth of 8.3 per cent, from Rs 243 billion in 2013 to Rs 263 billion in 2014. The Government initiated auctions for Phase 3 of Radio channels, as 135 channels across 69 cities would be auctioned in 2015 end. TV Industry in India is worth Rs 47,500 crore, which grew at a rate of 15.5%. By 2019, it is expected to cross Rs 97,5000 crore. Expansion of Direct to Home (DTH) service is also growing at a healthy rate with 16% subscription revenues in urban + rural areas. Number of Cable and Satellite (C & S) subscribers grew to 14.9 crore, which increased 10 million last year (excluding DD Direct, its 13.9 million or 82% of all TV viewers!) It expected that C & S subscribers will swell to 17.5 crore by 2019, which would be 90% of all TV households

  • The Legal & Regulatory Breathers the Sector is in Need of:
    While the numbers aforesaid might seem to be very promising and aggressive, there still remains a plethora of grey areas in terms of legal and regulatory aspects that the Indian Media & Entertainment Sector struggles to get through. The concerns vary from favourable business environs to the morals and ethics of journalism as well. The sector swings at a double edged sword where the business extremes are struggling hard to strike a balance between various notions of business. It is under this background the Lex Witness has researched over 3 months of time and has been able to curate a yet another edition.

  • The Copyright Regime in India - an Ongoing Debate:
    The Indian Media & Entertainment Sector has been through quite a few strides in all manners but, Copyright remains a major cross road for the Industry to cross over. It is still a word of imagination when it comes to strike a balance between implementation and vision behind the Copyright Amendment Act, 2012. Right from the sector stakeholders to the Government there are several blocks of confusion and ambiguity on several aspects. Not only this, but the industry within itself seems to be divided and lacks a unified stand.

  • The Regulatory Rides - A Watch on the 'Watch Dog':
    Regulation in the M & E Sector has often raised eyebrows to ponder whether the business environs are friendly or not. The Industry as a collaborative one in nature, has been struggling through to find its way out of the regulation mazes. With TRAI on one hand and CCI on the other there are several realms of debates and discussions today to see how best one can adhere to the law and take up the business fortunes as well. No doubt the watch is quite stern and clear!

  • Media Rights Vs. Freedom of Speech & Expression:
    The Indian Media & Entertainment Sector stands at a razor's edge when it comes to self-regulation, ethics, freedom of speech and expression and media rights. This is one such locus where all policies and efforts come at a pause and seek a direction which is permanent, well consented with and appreciated in terms of business environs.

  • Digital India - Easier Said Than Done?
    The current government machinery has the NAMO way towards shining India towards a Digital Makeover. However, there is much more to it. The Satellite Communication scenario in the country has been shelved for long beginning 1997 - 2012 and yet no relief has been announced as the New Satcom Policy, 2015 is long awaited by the Industry overall. While the draft 'seems' to be quite relieving and encouraging, until then, what has the industry been going through?

  • Age Media - Convergence Vs. Divergence:
    Amongst many other sectors of India Inc, the Media and Entertainment Sector stands with a pomp as well, when it comes to the tremendous uplift that has come in due to 'Technology'. The era no more remains of media being about the Newspaper or the Television. It has stretched its arms towards a world of Internet which drives domains like Online and Digital Media Worlds. These worlds seem to be parallel media worlds via apps, websites and various other platforms. However, with the platforms crossing a galore mark, has also led to a wild hunt and dissemination of content that has not only created Copyright Complications of different sort but has raised questions of piracy and ownership as well.

Registration Fees:

Corporates

Law Firms & Other, Legal Service Providers

1 Delegate

INR 10000*

INR 12000*

2 Delegates

INR 18000*

INR 20000*

3 Delegates

INR 24000*

INR 27000*

4 Delegates or more

INR 7500* each

*Taxes Extra as Applicable

Please Note:

  • 15% discount for first 25 registrations
  • 10% discount for Lex Witness Subscribers, SILF and ICCA Members
  • No 2 discounts can be clubbed together


Payment Details:
Payment by INR bank draft or cheque should be made in favour of "SriGro Interactive Pvt. Ltd." addressed to:

Mr. Akshay Alagh
SriGro Interactive Pvt. Ltd.
# 426, 2nd Floor,
MG Road, Ghitorni,
New Delhi - 110030
Phone: +91-11-66569797

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