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GNLU International Maritime Academy 2016

GNLU Center for Public International Law has a legacy in organizing various noble events in the field of Maritime Law to disseminate knowledge among various stakeholders. To further such gallant endeavour, GNLU is pleased to inform you that GNLU Center for Public International Law is organizing the GNLU International Maritime Academy 2016.

Date: 6th - 12th March, 2016
Theme: Maritime Law and Blue Economy

Eligibility:

  • Serving officers dealing with law of the sea and maritime matters
  • Security, government and private intelligence agencies / companies
  • Lawyers and law firms, specializing in law of the sea and maritime laws
  • Governmental officers and staff
  • Researchers and students

Aim:
To equip participants with theoretical and practical legal, operational strategic issues enabling them to render efficient and effective research, advisory, policy and operational assistance to authorities of navy and maritime forces, agencies, institutions, industry, law firms and students.

Course Outline (Tentative):

  • Maritime Interest, Doctrine and Strategy
    • National Interests and the Law of the Sea
    • Importance of Maritime Doctrine and Strategy

  • Law of the Sea
    • Historical Development of the UNCLOS, 1982
    • Maritime Zones and the Determination of the National Baseline
    • Delimitation of the Continental Shelf: International Jurisprudence,
    • Freedom of Navigation in a post - 9/11 World: Security and Creeping Jurisdiction
    • Straits Used for International Navigation, Regime for Islands
    • The land-locked and geographically disadvantaged states and the Law of the Sea UNCLOS Dispute Settlement Regime
    • Prompt Release of Vessels and Crews & ITLOS
    • Contemporary Legal Issues: South China Sea Dispute, Sir Creek Dispute, India-Bangladesh Arbitration, Enrica Lexie Judgment, MV Arctic Sunrise incident

  • Laws of Naval Warfare
    • General Principles of Law of War
    • War Crimes: Individual Criminal Responsibility
    • Rules Governing Weapons and methods of Naval Warfare
    • Enemy Character, Seizure of Enemy Vessels and Goods
    • Protected Persons, Vessels and Aircrafts
    • Prize Courts, Law of Neutrality and Economic Warfare

  • Ship, Port and Coastal Security
    • Federal Structure of the Indian Constitution and Coastal Security Scheme
    • International Convention for the Safety of Life at Sea 1974 (SOLAS) as amended
    • Convention for the Suppression of Unlawful Acts against the Safety of Maritime Navigation, 1988
    • The International Ship and Port Facility Security Code (ISPS Code)
    • International Convention on Load Lines 1966, Classification Societies, ISM Code

  • Maritime Security and Crimes
    • Historical and Legal Development on Maritime Piracy
    • Contemporary Piracy and Maritime Terrorism: Pitfall and on-ground Situation
    • International and Comparative Regulation of Private Maritime Security Companies Employed in Counter-Piracy
    • Safety and Security of Sea Lines of Communication against Maritime Terrorism
    • Illegal Immigration, Human Trafficking and Drug Trafficking
    • Regulation on Illegal Dumping at Sea, Illegal, Unreported and Unregulated Fishing

  • Blue Economy and Oceans Governance
    • Issues and opportunities arising out of Promotion of Blue Economy & Oceans Governance Approaches
    • Perspective of Major Nations and International Organizations: USA, European Union, China, Japan, Kenya, India, Australia, International Maritime Organization (IMO), United Nations Environment Program (UNEP), Indian Ocean Rim Association (IORA), International Tribunal of the Law of the Sea (ITLOS), International Seabed Authority (ISA).

Registration Fees:

  • US $150 / INR 10,000

Includes registration, boarding and lodging, study material, cultural local visits, evaluation, complimentary use of Library online legal databases like West Law, Manupatra, J-store, Heinonline, Cambridge University Publication E Books, Oxford University Publication E-Books, Oxford University Publication E Reference Books, World Bank Ebooks, and the legal database software of AIR, GLH and GLR

Modes of Payment:
Demand Draft in favour of 'Gujarat National Law University' payable at Ahmedabad or through online mode

Deadline:
The last date for registration is 20th February, 2016

Contact:
Gujarat National Law University
Attalika Avenue, Koba
Gandhinagar - 382007, Gujarat
Phone: +91-8511188723, +91-8128650813
Email: gima2016@gnlu.ac.in
Website: www.gnlu.ac.in

Download Brochure, Registration Form

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