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Training Programme on Resolving Disputes through Alternate Dispute Resolution - with Special Training on Negotiation and Mediation

Gujarat National Law University, Gandhinagar is going to organize a training programme on Resolving Disputes through Alternate Dispute Resolution with Special Training on Negotiation and Mediation.

Duration: 24th - 26th March, 2017 (per day 4-5 hours)

About the Programme:
Every individual in his day-to-day life, negotiate for a deal or a dispute either on behalf of himself or on behalf of his entity. So, when parties are not well versed in their negotiation techniques may end up with inefficient deal or dispute settlement. Even, when dispute has arisen and pending before any other forum still negotiation plays vital role.

Considering the importance of negotiation, some of the legislations mandate the disputing parties approach the opposite parties before filing their case in the court. Mediation is known as third party facilitated negotiation. In mediation, the mediator fills the gap which hindered the actual negotiation between the parties. Mediation also helps the parties to console themselves and proceed to resolve their disputes.

In India, court annexed mediation centers are resolving the pending cases especially matrimonial disputes. Section 89 of Civil Procedure Code, 1908 mandates the courts to refer the civil disputes to any one of the alternate dispute resolution (mediation / Lok Adalat / judicial settlement / conciliation / arbitration). Hindu Marriage Act and Family Courts Act also rest an obligation on courts to resolve the matrimonial disputes through mediation. This training programme facilitates the participants to learn the art of principle negotiation and techniques of mediation.

Aims:
This programme intends to train participants to become a good negotiator as well as mediator.

Who should attend?
Under Graduate Students, Post Graduate Students pursuing Law, Social Science, Commerce, Management and Science, Professional and Academician. The intake of Training Programme is 40 participants. Applications will be selected on first cum first basis. The registration process will be closed after receiving the first 40 candidates.

Registration Fees:

  • GNLU Participants: Rs. 1000/-
  • Other Participants without Accommodation: Rs. 1500/-

Participant has to bear additional cost for accommodation and food as per GNLU charges.

Note: Pre-Registration and pre-payment is a must. Programme fee is neither refundable nor adjustable against any other event of GNLU.

How to Apply:

Online Payment: https://www.onlinesbi.com/prelogin/icollecthome.htm?corpID=627430

Open the Link: Proceed for Payment

  • Step 1: Select the Payment Category as "Resolving Disputes through Alternate Dispute Resolution", Pay the Applicable fees,
  • Step 2: Send the e-receipt of successful payment along with the duly filled scan copy of registration form to marisport@gnlu.ac.in on or before 22nd March, 2017 (or till seats are available).

Deadline:
The last date for registration is 22nd March, 2017.

Contact:
Mr. A. Marisport
Assistant Professor of Law,
Gujarat National Law University, Gandhinagar
Phone: +91 - 8128684328
Email: marisport@gnlu.ac.in
Website: www.gnlu.ac.in

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