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National Conference on Affirmative Action and the Indian Constitution

School of Law, Christ University is going to organize the National Conference on Affirmative Action and the Indian Constitution.

Date: 8th - 9th January, 2016

Concept Note:
The idea of affirmative action or compensatory discrimination was incorporated into our Constitution by the founding fathers as a mechanism to bridge the glaring inequality and reduce the widespread disparity among the various factions of the nation, in socio-economic and political spheres.

India has been heralded as one of the leading nations to introduce and attempt to implement the idea of affirmative action. However, at the time of inception of this idea, it was meant to be in force for a limited period. The rationale for such a restricted time frame of implementation was to give the disadvantaged groups enough benefits and concessions, so as to enable them to compete with everyone else on an equal footing, while at the same time, ensuring that it does not become a ground for political abuse or a means to discredit merit.

When one examines the continuing practice vis-a-vis affirmative action, it is clear that the time frame of execution has been extended, each and every time, without much opposition, while the output or the overall increase in status of the disadvantaged groups continues to be staggering. Although this concept of positive discrimination has been debated since its genesis, it has garnered enormous attention in the recent times. Media as well as academic experts have extensively begun to debate and discuss the necessity of retention of such a policy in the milieu of the political and economic conditions of the nation.

Though the legislature has brought in various legislations to implement and give life to this vision of affirmative action, the corruption and inefficiency, bottlenecks in its implementation and execution are appalling. The beneficial and protective enactments continue to remain on paper while the status of the disadvantaged groups remains abysmal and pathetic. The situation is worsened with the political parties and various ruling governments using this policy to create vote banks and retain discretion and power, which is meant to be used solely for the protection and promotion of the disadvantaged groups.

Theme of the Conference:
Affirmative Action and the Indian Constitution

Call for Papers:
We invite research papers on the various facets of this core concept in light of the following sub-themes:

  • Jurisprudence of Affirmative Action
  • Right to Education
  • Opportunities in Public Employment
  • Affirmative Action and the Marginalized Population

Submission Guidelines:

Abstract:
The abstract should not exceed 300 words, and must be accompanied by a cover page, stating the following:

  • Sub - Theme
  • Title of the Paper
  • Name of the Author(s)
  • Name of the Institution
  • E-mail Address
  • Postal Address
  • Contact number

Paper:

  • Co-authorship is permitted to a maximum of two authors. However, both authors need to register separately.
  • In case of co-authorship at least one author must attend the conference to present the paper.
  • No Proxy presentations are allowed.

The paper must be accompanied with the following details:

  • A cover letter mentioning the Name of the Author(s), Course, year of study (if applicable), Name of the College / University (if applicable), Professional Position (if applicable) with Postal Address, Email Address and Contact Number.
  • Registration Form - Students must send a scanned copy of this Registration form with the stamp / seal of the Institution Head / Head of the Department.
  • Copy of the Scanned Demand Draft.
  • Above mentioned documents - Cover letter, Registration form and DD should be sent in both hard and soft copies. Soft copies of the same to slcuconference@law.christuniversity.in and hard copy to the below mentioned address.
  • The School of Law, Christ University in keeping with its mandate of publishing original material, adopts a stringent anti-plagiarism policy. Any paper containing any unattributed work is liable to be rejected.
  • One best paper will be chosen from each sub-theme and awarded a prize.

Formatting Requirements:

  • The main text should be in Times New Roman with font size 12 and line spacing of 1.5.
  • The footnotes should be in Times New Roman, font size 10 with spacing of 1.0.
  • One inch margins should be maintained on all four sides.
  • Citation Style: Bluebook, 19th Edition.
  • The maximum length of the paper shall not exceed 3500 words, (excluding footnotes / end notes / annexure / reports etc).
  • All abstract submissions are to be made in Microsoft Word (.doc) 2007/2010 format. Full paper has to be submitted in pdf.

Method of Submission:
All submissions for the conference have to be electronically mailed with the Subject as "Submission Abstract / Submission Full Paper", as the case may be and bearing the names(s) of the authors(s) as the file names, only at the following address: slcuconference@law.christuniversity.in The soft and hard copies of the Demand Draft and registration form should reach us, on or before 10th October, 2015.

Registration Fees:

Students:

Rs. 1000/-

Academicians and Professionals:

Rs. 1500/-

The registration fee includes conference materials, a working lunch and refreshments during the days of the conference. Please note that this does not include accommodation. However, accommodation details on request shall be provided on acceptance of the full papers.

Payment Details:
The Demand Draft is to be drawn in favor of "Christ University", payable at Bengaluru. The Demand draft along with registration form should be sent to:

Dr. Fincy Pallissery
Faculty Coordinator, National Conference Committee,
School of Law, Christ University,
Bengaluru - 560029

Important Dates

Submission of Abstracts

15th October, 2015

Communication of Selected Abstract

18th October, 2015

Registration and Submission of D.D

30th October, 2015

Submission of Full Paper

20th November, 2015

National Conference

8th - 9th January, 2016

Contact:
Dr. Fincy Pallisserry
Faculty Coordinator, National Conference 2016
School of Law, Christ University
Email: fincy.vinoj@christuniversity.in

Ms. Vineetha Stephen
Student Convener
Email: vineetha.stephen@law.christuniversity.in

School of Law, Christ University,
Hosur Road, Bengaluru - 560029,
Karnataka
Phone: 080-40129563
Email: slcuconference@law.christuniversity.in
Website: www.christuniversity.in

Download Brochure, Registration Form

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