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GNLU - Diploma in Sports Law

The diploma in Sports Law, India's first has been launched by Gujarat National Law University. It is a one of its kind in India. The diploma covers practical issues of Sports Law and it covers topics that are both domestically and internationally relevant. Modules covered in this diploma include Governance of Sports, the relationship of sports with business. Special focus is given to Sports regulating authorities including the International Olympic association, the World Anti Doping Agency, the Indian - Anti Doping Agency and others. A specific chapter on the IP and Media related issues concerning Sports Law are also included. With the advent of Information Technology, a special section on Data Protection also forms a part of this unique online programme.

Potential benefits to students/professionals and faculty

  • Enhance knowledge in Sports law
  • Understanding vital rules and regulations of the sporting authorities of India and the world
  • Understand the practical aspects of the sporting world vis a vis Law

Duration:
The duration of the Diploma Course is One Year

  • January 2017 - January 2018 [The first online live lecture will take place in the first week of February, 2017]

Eligibility:

  • Any student who is pursuing or has finished an undergraduate degree in any discipline including law, business management etc
  • Any professional is also eligible for applying to this course
  • Documents required: 10th Class pass-certificate,12th Class mark-sheet, Undergraduate certificate [if applicable], Post graduate certificate [if applicable]

Salient Features of this unique programme:

  • This programme offers continuous live online lectures that are recorded for future access to all enrolled students
  • More than 150 Hours of Pre recorded lectures available for access
  • Course developed by learned academicians and practicing lawyers
  • Study at your own pace.
  • Audio Video Presentations along with Electronic material which can be printed for references
  • Focus on real life case study examples
  • Continuous access to mentors and career counselling advice
  • Get a chance to meet and interact with the experts and network among lawyers
  • On campus boarding and lodging facility will be provided to all students
  • University Identity cards to all registered diploma students
  • Learn everything on the go - online
  • Practical oriented evaluation - 2 MCQ tests and a few short assignments and case studies
  • Animated presentations on important topics
  • Response time to queries - Less than 12 hours
  • Mentor monitored training programmes available to all

Programme Modules:

  • Module 1. Introduction to Sports Law
    • History of Sports and its relationship with the law
    • Sports Law and the Rise of International Autonomous Sports Law bodies
    • EU law and Sport
    • Indian Law and Sport
    • US Law and Sport

  • Module 2. Sports and Its Governance
    • Global Governance of Sports Law
    • Sporting bodies
    • Organisational structure; setting up a club
    • Taxation of sports organisations
    • Funding and grant applications; lottery licences
    • Player and management liability

  • Module 3: Sports and Business
    • Sponsorship agreements
    • Ambush marketing
    • Broadcasting
    • Ticketing
    • Merchandising

  • Module 4: Sports and Discipline
    • Disciplinary codes
    • Internal disciplinary procedures
    • On-field offences
    • Dispute resolution bodies
    • Arbitration in sport
    • Court of Arbitration for Sport
    • Suspensions and appeals
    • Challenging decisions

  • Module 5: Role of Courts and Tribunals
    • Role of courts in the governance of sport and how courts gain jurisdiction to get involved in the affairs of sports governing bodies
    • Sports governing bodies and their judicial scrutiny
    • Preference for the resolution of disputes through Alternate dispute resolution
    • Standards of Arbitration Proceedings
    • The Court of Arbitration for Sport--the world's premier institute for sports arbitration

  • Module 6: Anti-Doping and World Anti-Doping Code
    • What is Doping?
    • World Anti-Doping Code
    • Purpose and scope of World Anti-Doping Agency
    • Responsibilities of Sportsperson
    • Identify the various violations under the World Anti-Doping Code
    • Therapeutic use: exemptions to anti-doping regulation
    • The sanctions for anti-doping rule violations

  • Module 7: Criminal Law, Sports Governing Bodies and the Fight against Match-Fixing
    • Match-Fixing, Betting and Gambling
    • The treatment of gambling laws in various jurisdictions
    • The applicable Indian law on Match-Fixing and Spot-Fixing
    • Indian Criminal Law and Spot-Fixing
    • International Cricket Council's Anti-Corruption Code and compares it with football's response.
    • Protection of players
    • Club policies and procedures
    • Social media policies
    • Child protection
    • Data protection

  • Module 8: Sports, Sportsperson and Allied Rights
    • Equality and discrimination
    • IP and media rights
    • Image and player rights
    • Player contracts and rights protection
    • The role of Trade Mark law
    • The role of Intellectual Property Rights
    • Competition Law and Sports

  • Module 9: Key Issues in Sport
    • Corruption in sport
    • Violence in sport
    • Concussion; second impact syndrome
    • Gambling and manipulation of sports
    • Sport and technology
    • Application of the WADA Code
    • Therapeutic use exemption
    • Testing and exemptions
    • Sanctions

  • Module 10: Sports Law in India
    • National Sports Policy, 1984/2001
    • Sports governing bodies in India
    • Recommendations by several committee
    • Need of Uniform Sports Code in India
    • Indian Sports Leagues: Law and Issues

Course Fees:

  • Rs. 17,550/- for Indian Students
  • US $400 for students paying from foreign countries

The registrations are on a first-cum-first-served basis. Seats are limited.

Note: Candidates applying for the course are instructed to verify eligibility criteria before registering for the course. Admission of ineligible candidates shall be cancelled and Rs. 200/- shall be deducted from the fees paid before processing refund.

Online Registration:
http://www.gnluonline.ac.in/course/view_details.php?id=18

Deadline:
The last date for registration is 31st January, 2017

Contact:
Gujarat National Law University
Attalika Avenue, Knowledge Corridor, Koba
Gandhinagar - 382007, Gujarat
Phone: +91-79-23276611/23276612
Fax: +917878186624, +91-79-23276613
Email: iptb@gnlu.ac.in
Website: www.gnlu.ac.in

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