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IICA - Certificate Course in Competition Law, 2016 / Advanced Professional Course in Competition Law and Market Regulation, 2016

Certificate Course in Competition Law, 2016

School of Competition Law & Market Regulation at the Indian Institute of Corporate Affairs (IICA) is going to conduct the Certificate Course in Competition Law, 2016.

Duration: 3 months

About The Course:
In a short span of about six years, enforcement of the Competition Act, 2002 has necessitated competition law to be taken seriously. Increasingly, greater number of organisations and individuals - both in Government and Private spheres - now need to acquire knowledge on competition law. These courses - Certificate Course and Advanced Professional Course - are uniquely designed and developed by IICA as shorter, flexible and focused option to meet specific professional needs of policy makers, regulators, business executives, lawyers, economists, CS, CAs and other professionals.

These courses have now emerged as the gold standard in the area of competition law & market regulation on the merits of: rigorous course content and focus on specialised professional needs and easy of delivery. The hybrid mode of delivery - involving brief in-person sessions and regular online sessions on weekends - allows the participants to attend the course along with their professional pursuits. The modules - written and reviewed by top experts - offer clear and actionable knowledge. Similarly, interactions on live and past cases and practical situations with leading competition law experts from law firms and Government help the participants seek clarity on complex business and policy issues.

The 3-month Certificate Course in Competition Law (Certificate Course) entails study of Modules 1 to 3 (during February - May 2016). The Certificate Course has been designed for professionals, who wish to fully grasp the impact of competition law on business strategy, and development competence on competition law compliance.

Advanced Professional Course in Competition Law and Market Regulation, 2016

School of Competition Law & Market Regulation at the Indian Institute of Corporate Affairs (IICA) is going to conduct an Advanced Professional Course in Competition Law and Market Regulation, 2016.

Duration: 6 months

About the Course:
The 6-month Advanced Professional Course in Competition Law and Market Regulation (APC), an add-on course to Certificate Course, aims to offer deeper view of advanced issues including economics for competition law, JVs, structuring complex agreements, multi-jurisdictional M & A filings, IPRs, public sector, regulated sectors, foreign jurisdictions, etc. The APC has been designed for professionals, who wish to develop specialization in competition law and market regulation or looking to re-skill or move into specialized areas. In addition to first three modules (Module 1 to 3), the advanced Modules 4 to 8, shall be offered to APC participants (during Feb - July 2016). While Module 4 is compulsory, participants of APC can choose any two specialized modules among Modules 5, 6, 7 and 8.

Candidates can choose to enroll for either a Certificate of Participation or Certificate of Successful Completion in a chosen Course. A participant is eligible to earn Certificate of Successful Completion only after passing the written examination. An International Immersion visit shall also be conducted to provide International best practices.

Who Should Attend?
The course is designed for stakeholders interested in acquiring professional knowledge and practical skills in the area of competition law & market regulation:

  • Government: Officials working in Government
  • Departments, Regulatory Authorities & Public Sector Undertakings
  • Industry: Public and Private Enterprises
  • Professionals: Lawyers, In-house Counsels, Economists, CA, CS, CWA, CFA
  • Students: Law, Business, Economics, CA, CS, CWA, CFA

Key Features

  • Understand the principles of competition law & economics from top experts
  • Figure out the implications for your business / functional area
  • Formulate business strategies in compliance with competition law
  • Explore the policy implications and interface between competition law & other laws
  • Access to recorded sessions & presentations by resource persons
  • High quality study material, tailor-made for working professionals
  • Case-based learning for understanding practical implications
  • Be part of a vibrant peer-group & discover new career avenues
  • International Immersion Programme (Optional).

Registration:
Interested individuals and sponsors can register through filling in the registration details in the form and pay the fee through Cheque / Demand Draft / Online payment. Detailed information about the course and registration form is available at http://iica.in/All_Individual_Archives/sclmrlongtermcourses.aspx

Online Registration:
Interested candidates can enrolI at the following link and pay the fee online.

https://docs.google.com/forms/d/1VyzTgRL_iuSsGx32z-VUmO2fnitAJIs1DPjTNYtkKxI/viewform?c=0 & w=1

Fees forCertificate Course in Competition Law, 2016:

  • Fee for Professionals: Rs. 36,640/- [Rs. 30,000 {Course fee) + Rs. 2,000 (exam fee) + Service tax of 14.5%]
  • Fee for Students - 50% of Course Fee: Rs. 19,465/- [Rs. 15,000 {Course fee) + Rs. 2,000 (exam fee) + Service tax of 14.5%]

Fees for Advanced Professional Course in Competition Law and Market Regulation, 2016:

  • Fee tor Professionals (Direct entry in APC): Rs. 67,555/- [Rs. 55,000 (Course fee) + Rs. 4,000 (exam fee) + Service tax of 14.5%]
  • For Professionals who have already passed CCCL: Rs. 36640/- [Rs 30,000 (Course Fee) + Rs 2000 (exam fee) + Service Tax of Rs 14.5 %]
  • Fee for Students (Direct entry in APC): Rs. 36,068/- [Rs. 27,500 (Course fee) + Rs. 4,000 (exam fee) + Service tax of 14.5%]
  • For students who have already passed CCCL: Rs. 19465/- [Rs 15,000 (Course Fee) + Rs 2000 (Exam Fee) + Service Tax of Rs 14.5 %]

An additional all inclusive participation fee of Rs. 75,000/- shall be payable towards International Immersion Programme (likely to be Singapore). This will include travel, local transport, lodging, boarding, visa fee, official visits to authorities / professional bodies, and also sightseeing. Changes in exchange rates and flight charges may have bearing on the estimated expenditures shall be chargeable, if required.

Payment Details:
The admission is conditional upon payment of fee and the amount once received is non-refundable. The payment of fee can be made through Cheque or Demand Draft, Online payment at www.iica.in. The course fee can be paid by sending a Cheque / Demand Draft in favour of "Indian Institute of Corporate Affairs".

The filled in registration form must be enclosed with the Demand Draft / Payment details and the same are to be sent to:

Dr. Ravikant Bhardwaj
Course Coordinator
School of Competition Law & Market Regulation
Indian Institute of Corporate Affairs (MCA)
Sector 5, IMT Manesar,
Gurgaon - 122052, Haryana
Phone: 0124-2640035, 0124-2640023
Fax: 0124-2290167
Email: apc2016.iica@gmail.com

Important Dates:

Registration Opens:

30th September, 2015

Registration Closes:

1st February, 2016

Classes Commence:

11th February, 2016

Contact:
School of Competition Law & Market Regulation
Indian Institute of Corporate Affairs (MCA)
Sector 5, IMT Manesar,
Gurgaon - 122052, Haryana
Phone: 0124-2640035, 01242640023, 01242640016
Fax: 0124-2290167
Email: apc2016.iica@gmail.com
Website: www.iica.in

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