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7th National Judgment Analysis Competition and National Level Seminar on "Vanishing Childhood: Reflection on Paradigm Shift in the Human Right of Juvenile"

Deccan Education Society, Shri. Navalmal Firodia Law College, Pune, is going to organize the 7th National Judgment Analysis Competition and the National Level Seminar on "Vanishing Childhood: Reflection on Paradigm Shift in the Human Right of Juvenile".

Date: l7th & 18th February, 2017
Venue: Deccan Education Society's Shri. Navalmal Firodia Law College, Pune

Cases for the Competition:

  • Dr. Subramanian Swamy and Others v. Raju (2014) 8 SCC 390
  • Hari Ram v. State of Rajasthan and others (2009) 13 SCC 211

Theme for the National Seminar:
Would the Juvenile Justice (Care and Protection of Children) Act, 2015 result in vanishing childhood by lowering the age of delinquency, and adopting the differential approach in context of serious crimes ?

When the first juvenile courts opened their doors over one hundred years ago, it was with the idea that children in conflict with the law, should be treated with special care and protection. Criminal justice systems were no place for young offenders, who were to be spared lengthy, troubled and often violent journeys through punitive legal proceedings. Retribution was firmly eschewed in favour of rehabilitation, and the goal for every child became ensuring productive reintegration into society.

Sub Themes:

  • Role of police and investigation machineries in Protection of Rights of Juvenile Detention & Imprisonment shall only be used as a measure of last resort. There is need of sensitization on rights of juvenile, for alternatives to detention and imprisonment. There are variety of measures for law enforcement to choose from such as:
    • Provisional punishment such as community service, social services, supervision, monitoring etc.
    • Work training, institutional treatment

    It is highly required that all law enforcement officers to have sufficient experience in his profession and to have dedication, attention and understanding of children, special education or training for juvenile justice.

  • Role of NGOs in upholding Right of Juvenile: The NGOs are contributing to sensitize society in general on the issue of treatment given to the juveniles. It mainly supports them during the proceedings and helps them to in returning to their parents or legal guardian. It also helps in referring them to the government institutions, a person of substantial competence or treatment in an institution or to attend formal education and other trainings as properly designated along with rehabilitation & restoration of damages caused by the crime. Social inquiry conducted by the social officers serves as an important document as a basis for decision making by the law enforcement officers.
  • Changing Dimensions of the Rights of Juvenile - International Perspectives: There is a number of international instruments which have provided for rights of juvenile. The municipal legal system is expected to incorporate these safeguards at national level. The changes in municipal legislations are expected to be in tune with the international trends on rights of juvenile.
  • Role of Judiciary in safeguarding Rights of Juvenile: There is a need of implementation of integrated training to all law enforcement officers which shall be coordinated by the Ministry of Law and Justice. There are important directions given by the Judiciary in this regard. Legal Scholars are of opinion that there should be reduction in the number of children entering the criminal justice system and children deprived of liberty. There is also need to ensure the completion of proceeding well within stipulated time. It should be done so that it does not leave a permanent mark on the lives of Juvenile. However the crucial question to be tackled by the judiciary is in respect of the heinous offences by children between the age of 16 to 18.

Registration:

  • Judgment Analysis Competition: Rs. 600/- (for Students)
  • National Seminar: Rs. 600/- (for Students)
  • National Seminar: Rs. 1200/- (for professionals & faculty members)

The Registration form duly filled should reach us by 12th February, 2017 (3.00 pm) on following address:
Deccan Education Society's
Shri. Navalmal Firodia Law College, Pune
Gate No. 3, Tukaram Paduka Chowk,
Fergusson College Campus,
Pune - 411004

Important Dates:

Last date for submission of soft copy (PDF / MS. Word Format):

12th February, 2017

Last date for submission of hard copy:

15th February, 2017

The Registration form duly filled should reach us by

12th February, 2017

Contact:
Dr. Pratapsinh Salunke
Faculty-in-charge
Phone: +91-9960887411
Email: 1982prataps@gmail.com

Mr. Sourabh Ubale
Faculty-in-charge
Phone: +91-9921277798
Email: sourabh.ubale@yahoo.com

Deccan Education Society's
Shri. Navalmal Firodia Law College, Pune
Gate No. 3, Tukaram Paduka Chowk,
Fergusson College Campus,
Pune - 411004
Phone: 020 - 30866400/01/02
Email: dessnflcseminar2017@gmail.com
Website: www.deslaw.edu.in

Download Invitation, Notification, Brochure, Rules, Registration Form

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