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National Seminar on Victimisation and Justice Administration in Criminal Law

Research Centre for Doctoral Studies at Govind Ramnath Kare College of Law, Margao-Goa is going to organize the National Seminar on Victimisation and Justice Administration in Criminal Law.

Date: 16th July, 2016

Who should Attend?
Distinguished members of the Bench & Bar, Senior Prosecution officials, Senior Police officers, Lawyers, Academicians, NGOs, Research Scholars and Students are welcome to participate in the National Seminar.

Concept Note:
Crime and Criminal Justice are vast and fascinating issues that highlight the complexity of defining and solving social problems. Crime and society are very closely inter-linked. One important aspect of criminal law is victimisation of vulnerable groups, particularly through the use of cyber space and the other important aspect is irregularities in criminal justice administration.

Therefore, it is of imperative concern of academicians, research scholars, law makers and law enforcing mechanisms in particular and of the members of society in general to understand these issues and all related concerns of criminal law. The present seminar shall focus on such aspects of criminal law and help in providing a research based platform for brain storming and providing ways and means for amelioration.

Call for Papers:
Papers are invited for presentation in the seminar in any of the following sub themes:

  • Vulnerability and victimization in Criminal Law
    • Victim support in Criminal Law
    • Conventional and Innovative criminal justice responses
    • Pitfalls and misuse of enactments meant for protection against atrocities, dowry, domestic violence, sexual harassment, etc.
    • Hostility of systems towards persons involved in victim assistance
    • Judicial approach to victim compensation
    • Victimisation of the accused and witnesses in criminal justice administration

  • Revisiting Criminal Laws due to challenges from new forms of victimization in cyberspace
    • Response of Criminal Laws to male victims of cyber crimes
    • Restorative Justice and therapeutic Jurisprudence
    • Cyber violence against women & children
    • Changes in IT Act,, 2000 and its impact on cyber victimization
    • Lack of mechanisms to investigate cyber-related offences
    • Prevalence and economic impact of cyber crimes

  • Deficiencies, irregularities and extraneous considerations in criminal justice administration
    • Judiciary and media
    • Procedural lacunae in criminal investigations
    • Investigative negligence
    • Political interference in matters of trial
    • Special treatment accorded in trial of influential offenders
    • Disparity and discrimination in sentencing

Article Writing Guidelines:

  • Vulnerability and victimization in Criminal Law
  • An article must be an original work of the author(s) and no part of the article shall be copied or lifted from any single source. Article contributors are solely responsible for any issues arising out of plagiarism and neither the Editorial Board of Kare Law Journal nor G.R. Kare College of Law, Margao-Goa will be liable for the same.
  • An article shall be in double line spacing, font size 12, Times New Roman, inclusive of footnotes and any other explanations, by adopting MLA citation style and shall ordinarily not exceed 8000 words. Use margins of 1.5 inches on the left and 1.0 inch on all other sides. The article shall be accompanied by submission of an abstract of 300 words and about five Keywords.
  • Selection of articles will be done through peer review by the Editorial Board and the decision of the Board is final and binding.
  • Articles which are selected shall be the copyright of the G.R. Kare College of Law, Margao-Goa. Articles that are under consideration by other journals shall not be considered for publication.
  • The authors shall be consulted prior to publication, if the Editorial Board desires to make any substantial changes to any article.
  • Articles submitted and not selected for publication will be returned to the author(s). Articles shall be sent via email to:

    Dr. Saba V. M. Da Silva,
    The Editor, Kare Law Journal,
    GR Kare College of Law,
    PO Box 777, Tansor, Comba,
    Margao-Goa, India - 403601
    Email: saba.dasilva@vvm.edu.in

Fees:

  • Teachers / Lawyers / Officials from Institutions: Rs 800/-
  • Research Scholars / Students: Rs. 400/-

Demand Draft should be drawn in favour of "The Principal, G.R. Kare College of Law, Margao-Goa" along with duly filled registration form, so as to reach the Research Centre on or before 30th June, 2016.

Note:

  • All participants will be awarded certificates
  • In addition, paper presenters shall be awarded certificates mentioning title of paper submitted

Important Dates:

Receipt of Abstracts of approx. 300 words:

3rd June, 2016

Intimation of Acceptance of Abstracts:

7th June, 2016

Submission of full paper (soft copy):

16th June, 2016

Receipt of registration forms and fees:

30th June, 2016

Contact:
Dr. Saba V.M. Da Silva
Seminar Coordinator,
G. R. Kare College of Law,
P.O. Box 777, Tansor-Comba,
Margao, Goa - 403601
Phone: 0832-2715510, +91-9422450890
Fax: 0832-2732661
Email: saba.dasilva@vvm.edu.in
Website: www.vvm.edu.in

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