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National Seminar on Reflection of Privacy Laws in Contemporary Era

P.E. Society's Modern Law College, Pune in association with Savitribai Phule Pune University is going to organize the National Seminar on Reflection of Privacy Laws in Contemporary Era

About the Seminar:
The Right to Privacy per say is not a specifically guaranteed fundamental right under the Constitution of India, however the apex court has time and again interpreted it indirectly as a part and parcel of fundamental rights. There have been instances in various cases decided by the apex court. The right to privacy in India has come a long way from the decision given in Kharak Singh's case which was one of the first instances which incorporated right to privacy with as an integral part of right to life and personal liberty.

Subsequently, this right has come under the radar of reasonable restrictions under Article 19 (2) and with the different facets of this right been invoked by a plethora of judgments including the areas like privacy in communications, freedom of movement, physical privacy and mental privacy, Unique Identification Number related privacy, etc., there are still different facets of the right which need to be established. With the DNA Profiling Bill, again the discussion relating to right to privacy has come on the forefront. This Seminar is therefore an attempt to analyse the right to privacy from different perspectives and check the status of this right.

Objectives of the Seminar:

  • To understand the various facets of Right to Privacy in India
  • To determine the scope of Right to Privacy which can be guaranteed
  • To analyse the significance of technological advancements on the restrictions on Right to Privacy
  • To analyse the effect of DNA profiling, biometric identification, etc. on the criminal liability on the accused.

Call for Paper:
Original unpublished research papers are invited from academicians, practitioners, researchers, scholars and students on the above mentioned objectives and related areas on the sub-themes mentioned below:

  • Concept of Right to Privacy
  • Judicial trends in Right to Privacy
  • Right to Identity vis--vis Right to Privacy
  • Data Privacy
  • DNA profiling and Right to Privacy

The above themes are indicative and the author can send the article on any topic related to the broad theme of the Seminar. The college will publish the selected papers in the form of a Conference Proceeding having ISBN number.

General Guidelines:

  • Papers should be written in English.
  • Co-authorship is not permitted.
  • No part of the paper should have been published earlier nor should it be under consideration for publication.
  • The Abstract should contain no more than 200 - 250 words accompanied by a brief profile of the Author indicating their name, designation, email address, contact number and official address.
  • The full paper must not exceed a maximum of 3000 words (excluding footnotes).
  • The Abstract and full paper must be formatted in adherence to the SILC format.
  • All the Abstracts and full length papers shall be sent to the email: info.mlcj@gmail.com
  • Registration fees for students is Rs. 500/- and for professionals and academicians it is Rs. 1000/-
  • The college will not provide for accommodation, however assistance for accommodation can be provided with prior communication with the Convener.

Important Dates:

The last date of submission of Abstract and full paper is:

12th September, 2017

The last date for registration is:

15th September, 2017

Contact:
Dr. Ananya Bibave
Seminar Convener
Phone: +91-9420495288

P.E. Society's Modern Law College
S. No. 85/86, University of Pune Circle,
Pashan Road, Ganeshkhind,
Pune, Maharashtra - 411053
Phone: 020-02568987, +91-8975588777
Email: info.mlcj@gmail.com

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