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National Seminar on "Law relating to Tribes in India - an Audit of Legal, Constitutional and Policy Perspectives"

University College of Law, Osmania University, Hyderabad is going to organize a National Seminar on "Law relating to Tribes in India - An Audit of Legal, Constitutional and Policy Perspectives".

Date: 12th - 13th December, 2015
Venue: Dr. Marri Channa Reddy, Human Resource Development Institute, Road No. 25,Jubilee Hills, Hyderabad

Aim of the Seminar:
The main aim of the seminar is to analyze legal, constitutional and policy perspectives relating to tribes for the purpose of securing social, economic and political justice to tribes.

Objectives of the seminar:

  • To study different Laws relating to Tribes in India
  • To examine the Implementation of the various Laws relating to Tribes
  • To analyse the policies of the Union and State Governments relating to upliftment of Tribes
  • To evaluate various welfare programmes which are implemented for the upliftment of Tribes
  • To suggest ways and means for making these tribal laws and welfare programmes effective in establishing a just society for Tribals
  • To highlight the contribution of judiciary in protection of the rights of Tribes

Theme of the Seminar:
In last six decades India has achieved significant milestones in the areas of Economic Growth, Cultural Assimilation and Global Political Interest.

Since India is a country of great diversity, it is absolutely essential if we wish to keep our country united, to have tolerance and equal respect for all communities and sects. It was due to the wisdom of our founding fathers that we have a Constitution which is secular in character and which caters to the tremendous diversity in our country. Thus it is the Constitution of India which is keeping us together despite all our tremendous diversity, as it gives equal respect to ail communities, sects, lingual and ethnic groups etc. The Constitution guarantees to all citizens freedom of speech (Art. 19), freedom of religion (Art. 25), right to equality (Art. 14 to 17), and Personal Liberty (Art. 21) etc.

The tribes in India represent a beautiful yet diverse facet of India. It is estimated that Tribes constitute 8.6% of the total population of India. Tribals have distinct culture, and social practices. Their life is integrated to local ecology and forests. Most of the Tribals remain at the lowest stratum of the society, due to various factors like low level of literacy, education, health, primivitive occupations and extreme levels of poverty, lack of control over resources and political participations.

It is for this reason that special provisions have been made in our Constitution in Art. 15(4), Art. 15(5). Art. 16(4), Art. 16(4A), and Art. 46, for the upliftment of these groups. Among these disadvantage groups, the most disadvantaged and marginalized in India are the Tribes (STs). Their plight has been noted and described by the Supreme Court in Samatha Vs. State of A.P and ors (AIR 1997 SC1297, Para 12 to 15.) Hence, it is the duty of all people who love our country to see that no harm is done to the scheduled tribes and that they help to bring them up in their economic and social status.

The decades of development, led to a progressive erosion of their traditional rights over their land resources including the forests. This can be aptly ascribed to the lacunae in the laws, lacuna in the policy-making, and faulty implementation. Against this backdrop, the University College of Law, Osmania University, proposes to organize a Two-Day National Seminar on "Law Relating to Tribes in India - An Audit of Legal, Constitutional and Policy Perspectives" on 12th & 13th December, 2015. The seminar would give space for the Teachers, Researcher, Judges, Advocates, and NGO's to engage, share and interact on various topics relating to tribes in India.

Sub-Themes of the Seminar:
While the main theme of the seminar is "Law relating to Tribes in India - An Audit of Legal, Constitutional and Policy Perspectives", the sub-themes of the Seminar include:

  • Tribal rights under the Constitution and Other Laws
  • Educational Rights of Scheduled Tribes
  • Status of Tribal Women and Children
  • Health Problems of Tribes in Scheduled areas and Environmental Issues
  • Administration of Justice in Scheduled areas
  • Traditional Knowledge and Traditional Cultural Expressions of Tribes
  • Economic and Welfare Programmes for Scheduled Tribes
  • Socio economic conditions of Tribes in Telangana State
  • Impact of Globalization on Tribal people

This list is only illustrative in nature. The participants may choose to present their papers on any of the topics related to the main theme.

Registration Fee:

  • Teachers, Judicial Officers, Advocates, outstation participants and others: Rs.1000/-
  • Research Scholars & Students: Rs. 500/-

Note: No TA and DA will be paid by the organizers. The participants are advised to make their own traveling arrangements. Accommodation during the Seminar will be arranged on payment basis.

Important Dates:

Last date for submission of full paper:

20th November, 2015

Last date for request for accommodation:

30th November, 2015

Dates of Seminar:

12th - 13th December, 2015

Contact:
Prof. K. Panth Naik
Principal & Chairman of the Seminar,
University College of Law, Osmania University
Phone: 040-27098928, 27682368, +91-9440052920
Email: k.panthnaik1962@gmail.com

Mr. N. Ram Prasad
Convenor of the Seminar,
University College of Law, Osmania University.
Phone: 040-27098928, 27682368, +91-9985825571
Email: nrprasad1980@gmail.com

University College of Law
Osmania University,
Hyderabad, Telangana - 500 007
Website: www.osmania.ac.in/lawcollege

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