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National Seminar on "Law and Practice in Real Estate in India"

MHUPA Chair on Urban Poor and the Law at National Law School of India University, Bengaluru is organizing the two day National Seminar on "Law and Practice in Real Estate in India".

Date: 7th - 8th January, 2016
Venue: Sri Krishnappa Memorial Hall, Academic Block, NLSIU Campus, Bengaluru

Seminar Concept Note:
Real estate involves the purchase, sale, and development of land residential and non-residential buildings. The main players in the real estate market are the builders, landlords, developers, Investors and real estate agents.

The Real Estate Sector has been one of the few sectors that had experienced a boom in India both in the Retail as well as Commercial Space. Recognising the potential that it had, within, people are ready to invest huge sums as the market is such that it would reap in profit and that too in a short time span. This, quite naturally, led us to a situation wherein law has to respond in terms of unfairness, arbitrariness and unreasonableness and also restrict monopolistic and restrictive trade practises. The whole object behind a welfare society, which starts from roti, kapda aur makaan, stepped in with a broader objective of promoting housing for all.

With the boon in the real estate sector, having plenty of scope for Foreign Direct Investments, the law, being in a nascent stage, is unsure of how to control the developments which cut across various sectors, raising complex set of issues and pose a huge challenge to the social welfare model of the State. The need to have an Independent Regulator, as is the case with quite a large number of other areas that we have, came to the forefront. With people grappling in the dark, promotion of affordable houses and schemes to meet those ends got launched. Getting entangled in a variety of legal and related issues, the real estate sector needs a review of the legal system which governs rights, duties and liabilities.

Newer concepts, including that of Smart cities, Housing for All, Affordable housing and the like have emerged and have contributed to the development of the real estate business, not only in Urban areas but also semi urban areas. With this as the backdrop, it would be interesting to examine how this sector would envisage appropriate strategies and devices to reduce the vast disparity between the haves and the have-nots and help the government realize 'right to housing' as a basic human right.

A widespread sentiment that the Real Estate business, which surely has turned into a business, need be regulated, led to The Real Estate (Regulation and Development) Bill, 2013. This two day National Seminar intends to delve into various aspects of the Real Estate business; law, policy and development, and to study the path that would foster a better legal regime in regulating and advancing the real estate sector while not losing sight of the actual objectives that it needs to promote and turn into reality.

Who should be interested?
Stakeholders in the Real Estate Business / Transactional Lawyers / Practitioners of Law / Researchers / Scholars / Government Officers / Real Estate Managers / Policy Drafters, Researchers and Students from Public Policy, Law & Management

Call for Papers:
Paper presenters / authors can make submissions under the following heads:

  • Scholarly articles and research Papers (5000 - 8000 words, inclusive of footnotes)
  • Short Articles (3000 - 5000 words, inclusive of footnotes)
  • Case notes and comments

Submissions are to be made only in electronic form. The same may be e-mailed to bhatsairam@nls.ac.in and subin@nls.ac.in along with a covering letter. The covering letter should include the author's contact information and a short abstract that outlines the main questions or themes addressed in the paper.

Registration:
The Registration Fees for all participants shall be: Rs. 2000/- per participant / per author (non-residential). Participants are required to make their own arrangements for travel, local conveyance and accommodation. We encourage delegates, participants and paper presenters.

Demand Draft should be in the name of "National Law School of India University", payable at Bengaluru and send to:
Ms. Baba R.S.
National Law School of India University,
Nagarbhavi, Bengaluru - 560072

Along with the Registration Form a scanned copy should be sent to baba@nls.ac.in.

Important Dates:

Submission of Abstract (up to 500 words) - Last day -

18th December, 2015

Communication of abstract acceptance

21st December, 2015

Last Date for Registration:

31st December, 2015

Submission of Full Papers - Last day

4th January, 2016

Contact:
Ms. Baba R.S.
Conference Secretary
National Law School of India University
Nagarbhavi, Bengaluru - 560072
Phone: + 91-80-23160527, +91-80-23160532/33/34
Fax: +91-80-23160527 / +91 80 23160534
Email: baba@nls.ac.in

National Law School of India University
Nagarbhavi, Bengaluru - 560072
Email: bhatsairam@nls.ac.in, subin@nls.ac.in
Website: www.nls.ac.in

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