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IICA - Certificate Course in "Insolvency and Bankruptcy Laws & Procedure"

The Indian Institute of Corporate Affairs (IICA) is going to conduct the three months Online Certificate Course in "Insolvency and Bankruptcy Laws & Procedure".

Course Duration: August, 2017 - November 2017

About The Course
The Insolvency and Bankruptcy Code (IBC) is considered as the biggest economic reform next only to GST, which consolidates and amends the laws relating to reorganization and insolvency resolution of corporate persons, partnership firms and individuals in a time bound manner. The IBC focuses upon the corporate and individual insolvency resolution process and introduces the concept of the Insolvency and Bankruptcy Board of India which would regulate a new genre of Insolvency Professionals through Insolvency Professional Agencies.

With recommendations from the Joint Committee of Parliament to create awareness on this subject ("the issues related to insolvency, bankruptcy and liquidation have implications for variety of Professionals who will be engaged as insolvency professionals, the business industry and also public-at-large as well as individuals"), the School of Corporate Law is organising a three months Certificate Course in Insolvency and Bankruptcy Laws & Procedure.

This certificate course would be useful to professionals such as CS, CA, CMA, Insolvency Professionals & Legal Practitioner, Creditors, Bankers, Academics and other related stakeholder who are interested in pursuing this area in their professional life.

While the law is still in the making in terms of jurisprudence, rules & regulations are already in place for Corporate Insolvency, Liquidation Process & Voluntary Liquidation. Shortly, the regulations would be in place for Individuals and Partnership Firms. At the end of this course, the learners would be able to:

  • Enumerate the objectives of the Insolvency and Bankruptcy Code
  • Distinguish between the Corporate Insolvency and Individual Bankruptcy
  • Enumerate the functioning of the Regulatory Bodies under the Code including Adjudicating Authorities
  • Explain the role of various intermediaries under the Code
  • Detail the Role of Insolvency Professionals and Information Utilities
  • Explain the Insolvency Resolution Process
  • The course would enable the learners to take a decision as to the future potential of this subject in their professional career.

Key Features:

  • Certificate by Indian Institute of Corporate Affairs (IICA) working under the aegis of Ministry of Corporate Affairs, Government of India.
  • Explore new career avenues under the new insolvency regime in India.
  • The Course delivery would be through virtual classes on a sophisticated Learning Management System (LMS) with an option to watch the recorded videos online, easily accessible on all devices including Smart Phones.
  • Optional face-to-face interaction with experts during the course.
  • Access to softcopy of structured course literature spreading into 5 modules containing 25 units.
  • Course material with Presentations will be provided
  • Comprehensive 50+ hours / 3 months of live interaction online
  • Experienced faculty of national and international repute
  • Online MCQ and Final Examination.
  • Access to state-of-the-art IICA campus during the course
  • Access to in house faculty throughout the duration of course for clarification of doubts, etc.
  • Be part of the alumni network of IICA and get regular updates

Course Coverage:

  • Module-I: Introduction to Insolvency and Bankruptcy Regime in India
  • Module-II: Authorities and Enforcement Mechanism in IBC 2016
  • Module-III: Corporate Insolvency Resolution Process (CIRP)
  • Module-IV: Liquidation Process
  • Module-V: Insolvency Resolution and Bankruptcy for Individuals and Partnership Firm

Course Fee:

  • Total Course Fee: Rs. 34,500 /- (Tuition Fee: 30,000 + Applicable Service Tax: Rs. 4,500)

Registration and Payment Details:
Interested applicants may register themselves by following the procedure as follows:

  • Fill in the Registration Form
  • Attach an additional photograph for ID card other than the one pasted on the registration form.
  • Make the payment of applicable fee by way of Demand Draft in favour of "Indian Institute of Corporate Affairs" payable at New Delhi or NEFT/RTGS.
  • Enclose Demand Draft in original or online receipt of NEFT/RTGS
  • Self attested photo ID with Address Proof (e.g. passport, Aadhar Card etc.)

  • The filled-in registration form along with the documents must be sent to:

    Head, School of Corporate Law
    Indian Institute of Corporate Affairs (IICA)
    Plot No. 6, 7, 8, Sector -5,
    IMT Manesar Gurgaon,
    Haryana - 122050
    Phone: 0124-2640088, 0124-2640099

    (Kindly send the payment details also by an e-mail to scl@iica.in)

Important Dates:

First Batch:

August, 2017 - November, 2017

Registration Open:

20th May, 2017

Last Date for Registration:

26th August, 2017

Commencement of Classes:

31st August, 2017

Contact:
Dr. Pyla Narayana Rao
Course Coordinator
Phone: +91-:7042712183
Email: pyla.nari@gmail.com

Dr. Vijay Kumar Singh
Course Director
Phone: 0124-2640099, +91-9891500707
Email: vrsingh.vk@gmail.com

Head, School of Corporate Law
Indian Institute of Corporate Affairs (IICA)
Plot No. 6, 7, 8, Sector -5,
IMT Manesar Gurgaon,
Haryana -122050
Phone: 0124-2640088, 0124-2640099
Email: scl@iica.in
Website: www.iica.in

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