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National Seminar on Juvenile Justice and Human Rights: Contemporary Issues, Challenges and Opportunities

Faculty of Law, ICFAI University, Dehradun is going to organize a National Seminar on "Juvenile Justice and Human Rights: Contemporary Issues, Challenges and Opportunities".

Date: 26th November, 2015
Venue: Faculty of Law, ICFAI University, Dehradun

Concept Note:
India is a young nation, with about 40% or more of its one billion people being children. The provisions of the Constitution of India confers powers and impose duties, under Clause (3) of Article 15, Clause (e) and (f) of Article 39, Article 45 and Article 47, on the State to ensure that all the needs of children are met and that their basic human rights are fully protected.

The Government of India has acceded on the 11th December, 1992 to the "Convention on the Rights of the Child", adopted by the General Assembly of United Nations, which has prescribed a set of standards to be adhered to by all State parties in securing the best interest of the child. The Juvenile Justice (Care and Protection of Children) Act, 2000 has made comprehensive provisions for children alleged and found to be in conflict with law and children in need of care and protection. The Juvenile Justice (Care and Protection of Children) Bill, 2015 is pending in the Rajya Sabha.

The idea of separation of juvenile justice from justice for adult offenders took shape in late 19th century. From this perspective special juvenile institutions and juvenile courts were developed and specific laws on protection of children and courts for children and juveniles were established. The right path is being still looked for and that national legal systems, depending on social, economic, legal, cultural and other shakes up and changes, fluctuate between an attitude that a Juvenile delinquent should be corrected and reinstated In the community as a useful citizen and an attitude that he should be struck back because of his attack on basic social values. These fluctuations are affected, besides the above-mentioned elements, by activities of International organizations, adoption of standards and norms from Criminal Justice, development and protection of fundamental human rights and freedoms.

The current debate over the Juvenile Justice Act started after the incidence of the Delhi gang rape case. This case is being used as a landmark to support the demand for lowering the age of definition of juvenile. The ramification of this demand needs to be urgently debated in order to bring a balance between protecting rights of the child and punishing the guilty.

An expert committee has been appointed by the Law Commission of India to examine the issue. The proposal however, has always been contested by the premier child rights body NCPCR, which has emphasized that there cannot be any "compromise" on the age of a child as defined by the UN and in other International Conventions.

It has been rightly pointed out that the problem is the implementation of the Juvenile Justice Act is always concentrated on one part of the law that addresses only "children in conflict with the law" and ignores other category of "children in need of care and protection". The existing law gives equal importance to both the categories but our system is always preoccupied with the first category. Under the Indian Constitution, the Government is mandated to protect the right of child and provide care and protection to them.

It is important to underline that neglecting children in need of care and protection leads children to "children in conflict with law". If we take the example of the juvenile involved in the Nirbhaya case, we will find that he was living on the streets for the last several years and desperately needed care and protection by the law. It is known fact that children on the street are vulnerable to all kind of dangers and influences that can lead them towards crime.

However our system failed to provide care and protection to him and now when such crimes are happening, certain groups have started questioning the adequacy of the law.

Sub-themes:

  • Juvenile Justice in India: An analysis
  • Genesis and jurisprudential aspect of Juvenile Law vis-a-vis U.N. convention
  • Juvenile Justice and Protection Act, 2000 in India with reference to the pending Bill The Juvenile Justice (Care and Protection of Children) Bill, 2015
  • Recent trends in Juvenile Justice in India
  • Juvenile Justice law as a deterrence to juvenile offenders
  • Juvenile Justice law ensure restoration child in need, care and protection
  • Setting age for criminal responsibility. Whether such age need to be lower for serious crime like rape and murder?: judicial approach
  • Comparative outlook of Juvenile laws of different countries and minimum age for criminal liability
  • Whether reducing the age can result in retributive justice rather than reformative and restorative justice?

Above identified issues / sub-themes are only illustrative. Participants may select the related topics covered under the main theme.

Call for Papers:
Research Papers, Articles and Case Studies from academicians, research scholars and students are invited for presentation in the National Seminar subject to selection by Academic Program Committee. Communication of acceptance will be sent to selected authors for presentation. Co-authorship is allowed but it is limited to two co-authors. Each co-author is required to register and pay the registration fees individually.

Submission Guidelines:

  • The submissions shall consist of an Abstract and Full paper
  • An abstract shall not be more than 250 words excluding title and keywords.
  • The length of the paper should not exceed 5000 words.
  • Footnotes must conform to the authoritative standard rules of legal ciitation and must include a description of each authority adequate enough to allow a reasonable reader to identify and locate the authority in a publication of general circulation.
  • Paper in MS Word format with the subject "FOL IUD - National Seminar on Juvenile Justice and Human Rights"
  • Cover page must contain name, nationality, e-mail, contact no, and name of the College / university along with the address of the participants.
  • In case of co-authorship, the covering letter should include details of both the authors.
  • Submissions must be made to nationalseminar.foliud@gmail.com
  • Delegates must submit the hard copy of his paper on the day of seminar.
  • The paper should be in the following format:
    • Font Type: Times New Roman
    • Font Size: 12
    • Line spacing: 1.5
    • Foot note size: 10pt
    • Selected papers may be considered for publication in proceeding bearing ISBN number.

Registration Details:

Early Bird Registration on before 10th November, 2015

  • Students: Rs 500/- per author
  • Research Scholars / Advocates / Academicians: Rs 800/- per author

Late Registration / On-spot Registration:

  • Students: Rs 800/- per author
  • Research Scholars / Advocates / Academicians: Rs 1000/- per author

Payment may be made by Cash or Demand Draft. No T.A. & D.A shall be provided to delegates by the organizers. Other details regarding Seminar can be obtained from the Organising Secretary / Co-ordinator.

The Demand Draft shall be drawn in the favour of "The ICFAI University" payable at Dehradun and must be sent to Mrs. Monica Kharola (Assistant Professor), Joint Director of the National Seminar on "Juvenile Justice and Human Rights: Contemporary Issues, Challenges and Opportunities".

Accommodation:
Faculty of Law, The ICFAI University, Dehradun will arrange accommodation for the delegates on first come first serve basis on nominal charges subject to availability of rooms. The weather is expected to be pleasant at that time.

Contact:
Mr. Nilesh Ranjan
Phone: +91-76699080467
Email: nileshranjan06@gmail.com

Mr. Amarjeet Ranjan
Phone: +91-8941827247
Email: amarjeetrnjn.folicfai@gmail.com

Mr. Deepanjan Dutta Roy
Phone: +91-7895213036
Email: deepanjan.foliud@gmail.com

Faculty of Law, The ICFAI University,
Dehradun Rqjawala Road, Central Hope Town,
Selaqul, Dehradun - 248197
Email: nationalseminar.foliud@gmail.com

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