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NUJS - Executive Certification in Sexual Harassment Prevention and Workplace Diversity

National University of Juridical Sciences, a premier National Law University is pleased to present India's first executive certification course in Sexual Harassment Prevention Laws and Workplace Diversity.

This 3 month online course will be conducted online through our Learning Management System (LMS). All course content such as text-based guides, checklists, videos with experts, templates and tests will be available within the LMS and can be accessed using your login id for the LMS.

Periodic webinars will also be conducted from time to time. You can access a recording of the same if you are unable to attend them. You will get access to experts and the content creators over an exclusive discussion forum for doubt clearance. All doubts will be answered within 24 hours by course faculty.

The course has been conceptualized by iPleaders and NUJS in consultation with partners of top law firms, senior litigators, women's commission members, and general counsels of top MNCs.

Eligibility:
An individual must be a graduate at the time of completion of this certificate course. Law students may get in touch with us regarding the eligibility.

Please provide us with a copy of your graduation certificate and a valid document proving your work experience (for example, experience letter from your current employer / past employers (indicating aggregate of two years of work experience), employee ID card stating your date of joining, appointment letter / agreement).

Who should take this course?
The course is suitable for HR experts, diversity consultants, lawyers' compliance professionals, internal training departments and experts who deal with sexual harassment cases. It is strongly recommended for those who act as members of Internal Complaints Committee of any organization

Why is it relevant for you?

  • Can you help an organization to create tailor-made sexual harassment policies, set up and train complaints committees, conduct employee sensitizations, create systems for confidentiality, implement a consistent management stance and perform compliance under existing law?
  • Can you help an organization to tackle broader workplace-harassment issues?
  • Can you help an organization to implement a gender-neutral framework to tackle workplace-harassment?

Workplace-related laws like the anti-sexual harassment laws are being introduced in India with the objective of creating better workplaces. Although regulatory steps at present may be fragmented, broken or incomplete, these laws need to be effectively implemented, while simultaneously ensuring that workplace equations between employees are not disturbed. This is a huge challenge for organizations and presents an emerging opportunity for HR managers, professionals, experts, consultants and even lawyers to establish their expertise and help businesses in compliance, training, and building systems for creation of better workplaces.

Syllabus:

MODULE I:

Understanding sexual harassment in an organisational context

MODULE II:

Overview of Other compliance requirements and employer's duties under anti-sexual harassment law

MODULE III:

Creating and implementing an anti-sexual harassment policy & standard practices

MODULE IV:

Sensitisation and training of employees

MODULE V:

Setting up ICC capacity building programs (for ICCs)

MODULE VI:

Decision-making process by the ICC -

MODULE VII:

Advanced topics in workplace diversity Gender Neutral Workplaces, Workplace Harassment and Ensuring Workplace Diversity

Course Fee:
The course fee is INR 25,000, which can be paid through cheque, Demand Draft or NEFT.

Enrollment:
Enrollment for the course is now open. The course duration is 3 months.

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