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International Conference on Conservation of Biodiversity and Sustainable Energy: Law and Practice

Campus Law Centre, University of Delhi is going to organize an International Conference on "Conservation of Biodiversity and Sustainable Energy: Law and Practice".

Date: 12th - 14th February, 2016
Venue: Campus Law Centre, Chhatra Marg, University of Delhi

About The Conference:
The conservation of Biodiversity is a fundamental concern of mankind to enable a sustainable future. Forests are among the most important repositories of terrestrial biological diversity. So is with the oceans and seas in marine and coastal biodiversity. The biodiversity we have today is a result of about 3.5 billion years of evolution. However, due to over-exploitation of natural resources and unsustainable development we are undergoing the sixth extinction crisis. Thus, the natural ecosystem is degrading at an unprecedented rate. According to the WWF the estimate of current species extinction rate is between 1,000 and 10,000 times higher than it would naturally be. Thus, there is a threat to the life of all species including humans and the need to conserve biodiversity is indispensable to sustain the planet earth.

The economic and social development of humanity is depended on the Earth's biological diversity and thus the biological diversity is a global asset for the present and future generations. Numerous Conventions and Agreements have been completed to address global and regional issues on loss of biodiversity like the Ramsar Convention on Wetlands, 1971 followed by the Convention on International Trade in Endangered Species, 1973 and Convention on the Conservation of Migratory Species of Wild Animals, 1979. However, it was only in 1988 the United Nations Environment Programme (UNEP) convened the Ad Hoc Working Group of Experts on Biological Diversity to explore the need for an International Convention on biological diversity.

In 1992, the Convention was opened for signature on 5th June, 1992 at the United Nations Conference on Environment and Development (the Rio "Earth Summit"). Thus, the Convention on Biological Diversity, 1992 (CBD) a comprehensive legally binding treaty came into being with three main objects, i.e. conservation of biodiversity; sustainable use of biodiversity; and the fair and equitable sharing of the benefits arising from the use of genetic resources. In the year 2000, the Cartagena Protocol on Biosafety was adopted, an additional agreement to the Convention on Biological Diversity.

At the 10th COP, held in Nagoya, Japan, in October 2010, the Nagoya Protocol on Access to Genetic Resources and the Fair and Equitable Sharing of Benefits arising from their Utilization was adopted. Simultaneously the Nagoya - Kuala Lumpur Supplementary Protocol which intended to supplement the Cartagena Protocol on Bio-safety by providing International rules and procedures on liability and redress for damage to biodiversity resulting from living modified organisms (LMOs).

Objectives of the Conference:

  • to address, through legal instruments, the problems of conservation of biodiversity and sustainable energy;
  • identify best strategies for the effective conservation and management of biodiversity, forest conservation, and sustainable energy;
  • to bring together academia, lawyers, scholars, NGOs, community leaders, scientists, and policy leaders to promote and enhance programmatic collaborations to effectively address regional, national and local responses to conservation of biodiversity, forest and sustainable energy around the world;
  • to provide a platform for interdisciplinary scholars, academician, judges, lawyers, policy makers, NGOs and corporate leaders to discuss the critical legal issues combating loss of biodiversity and unsustainable use of energy;
  • to analyze current developments and trends in International biodiversity law regime and to strengthen sustainable use of energy;
  • to analyze comparative / National laws in implementation of International environment law on conservation of biodiversity and sustainable energy;
  • make recommendations for improving implementation, formulation and management of conservation of biodiversity laws and sustainable energy at National, regional and International levels; and
  • to suggest ways and means to improve implementation of International and National biodiversity and energy laws.

Call for Papers:
In order to achieve the objectives of the Conference, the participants are invited to make critical analysis on Conservation of Biodiversity and Sustainable Energy Conventions, Treaties, Protocols and other instruments. In addition to Conventions / Treaties / Protocol based analysis of Biodiversity and Energy Laws, the participants are encouraged country-specific studies on the enforcement success or failure of Biodiversity Law, Energy Law, Trade Law, Intellectual Property Rights (IPR) Law, Development Law, Protection of Indigenous and Traditional Knowledge, Eradication of Poverty, Promotion and Role of Gender, Mitigation Plans, etc.

Themes

  • Devastation of Biodiversity: Scope and Extent:
    • Forest Biodiversity
    • Inland waters Biodiversity
    • Island Biodiversity
    • Marine and Coastal Biodiversity
    • Mountain Biodiversity
    • Desert Biodiversity
    • Agricultural Biodiversity

  • International and Regional: Legal and Institutional Framework:
    • United Nations Conference on the Human Environment, 1972 to Rio+20
    • Convention on Biological Diversity, 1992
    • Cartagena Convention its Protocol on Biosafety
    • The Nagoya - Kuala Lumpur Supplementary Protocol on Liability and Redress to the Cartagena Protocol on Bio-safety
    • United Nations Environment Programme (UNEP)
    • Food and Agriculture Organization of the United Nations (FAO)
    • Jakarta Charter on Business and Biodiversity, 2009
    • Convention on International Trade in Endangered Species of Wild Fauna and Flora (CITES)
    • Technical Barriers to Trade (TBT)
    • Sanitary and Phytosanitary Measures (SPS)
    • Convention on Migratory Species (CMS)
    • The ASEAN Agreement on the Conservation of Nature and Natural Resources

  • Energy Law and Sustainable Development:
    • Domestic, Regional and International: legal and policy framework
    • Climate Change and Energy Security
    • Environmental Regulation, Business Competitiveness and Corporate Responsibility
    • Clean Technologies and the Clean Development Mechanism
    • Waste, Water, Air Quality Management and Pollution Control
    • Ecological Taxation (Eco-Tax)

  • Biodiversity, Development and Eradication of Poverty:
    • Biodiversity and Millennium Development Goals
    • Protected Areas
    • Legislative and Policy Instruments
    • Implementation and Monitoring
    • Precautionary approach to health, natural resources and ecosystem
    • Public participation, access to information and justice
    • Planning, monitoring, management and regulation

  • Gender and Biodiversity:
    • Millennium Development Goals and Agenda 21
    • The Principle of Equity and the Eradication of Poverty
    • Role of Women in Conservation of Biodiversity
    • Capacity Building
    • Gender Action Plan

  • Biodiversity, Trade Law and Intellectual Property Rights (IPR):
    • World Trade Organization (WTO)
    • United Nations Conference on Trade and Development (UNCTAD), 1964
    • Agreement on Trade-related aspects of Intellectual Property Rights (TRIPs) Bio-prospecting and Bio-piracy
    • Fair and equitable benefit-sharing
    • Protection of Plant Varieties and Farmers' Rights
    • Traditional Knowledge (TK), Traditional Cultural Expressions (TCEs) and Genetic Resources (GRs)

  • Environmental Impact Assessment and Mitigation Plan

  • Comparative / Domestic Laws on Biodiversity and Sustainable Energy:
    • Constitutional and Legislative Provisions
    • Executive Efforts
    • Role of Judiciary

    Papers are invited on any of the above themes. The list is not exhaustive. The themes that are not covered above, but have relevance in Conservation of Biodiversity and Sustainable Energy through law may also be submitted. Only fifty papers (maximum) will be selected for presentation at the Conference. The abstracts / papers will be selected on a competitive selection process. The selection criteria inter alia will be: relevance to the broad theme; quality of the abstract, geographical diversity of presenters etc. The abstract of paper should be approximately 500 words. It should indicate:
  • Title of Papers
  • Theme of Conference
  • Sub-theme of Conference
  • Presenter's brief description, on a separate page, including name, designation, educational qualification, professional status, experience, correspondence address and mobile number in not more than 300 words.

    • Abstract should be sent to: cbse16@clc.du.ac.in
    • The deadline for submission of abstract is 15th December, 2015 by 2300 hrs IST.

Paper Submission Guidelines:
(Applicable to presenters whose abstracts would have been accepted)

  • Author's Title & Name, University / Organization, Paper Title, Sub-Theme of the Conference and Email Address, mobile number, to be stated clearly on the cover page of the paper.
  • The paper should consist of 8,000 - 10,000 words, inclusive of footnotes.
  • Font: Times New Roman; Size: 12 for Text and Size: 10 for Footnotes
  • Line spacing:1.5 for text and single for footnotes
  • For citation and references, "Indian Law Institute, Rules of Footnoting" should be followed. Authors may visit freely accessible website of Indian Law Institute available at the following link: http://www.ili.ac.in/footnoting12.pdf
  • Microsoft Word Document Format
  • The Full Papers to be sent to cbse16@clc.du.ac.in by 25th January, 2016 by 2300 hrs IST.

Registration Fee:

Category

Early bird registration before 31st December, 2015

After 31st December, 2015 till 12th January, 2015

Delegates

Indian

Rs. 4000

Indian

Rs. 6000

Foreign

US $250

Foreign

US $350

Accompanying Person

Indian

Rs. 2000

Indian

Rs. 2500

Foreign

US $150

Foreign

US $150

There is no registration fee for CLC faculty and students. Registration fee will cover conference material, lunch and tea during conference working days.

Accommodation:
The participants are advised to make their own arrangements. There are numerous hotels and inns within a radius 5 km from Campus Law Centre, University of Delhi, with tariff ranging from INR 1000/- to INR 5000.

Important Dates:

Release of Call for Papers

25th September, 2015

Abstract Submission

15th December, 2015

Declaration of Accepted Abstracts

23rd December, 2015

Request for Sponsorship

26th December, 2015

Declaration of awarded Sponsorship

28th December, 2015

Full Paper Submission

25th January, 2016

Last date for Registration

12th January, 2016

Dates of Conference

12th - 14th February, 2016

Contact:
Professor (Dr.) Usha Tandon
Professor-In-Charge
Campus Law Centre, University of Delhi
Delhi - 110007, India
Phone: 011-27667895
Email: cbse16@clc.du.ac.in; pic@clc.du.ac.in
Website: http://clc.du.ac.in

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