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The Changing Landscape of M&A in India - New Opportunities in a Dynamic India

The Corporate and M & A Law Committee at the International BAR Association is going to organize a conference on the Changing Landscape of M & A in India - New Opportunities in a Dynamic India

Date: 9th & 10th March, 2018
Venue: The Taj Mahal Palace, Mumbai, India

Leading lawyers, bankers and legal practitioners will examine the past, present and future of the M & A market in India and identify opportunities and potential issues for those wanting to do business in the region.

Topics:

  • Modi at "4": eyes on 2019
  • Governance, Stewardship and Activism
  • The new Insolvency and Bankruptcy Code in India
  • M & A deals in new (hot) industries economy (fintech, e-commerce, defence etc.)
  • Exit Strategies - The Ultimate Goal
  • Merger Control: Hits and Misses in India
  • Structuring Issues pertaining to Cross-border M & A deals
  • Risk mitigation - Bulletproofing deals and learning lessons from the litigation battlefield
  • Round Table: General Counsel's Forum - current issues facing GCs of major Indian companies

Online Registration:
https://www.ibanet.org/Form/EmailValidation/Default.aspx?CaptureFormUid=cf20b50d-ae04-459d-8bb7-9b3bb74d92d1

Contact:
International BAR Association
4th Floor, 10 St Bride Street,
London, EC4A 4AD,
United Kingdom
Phone: +44-20-78420090
Fax: +44-20-78420091
Website: www.ibanet.org/Conferences/conf850.aspx

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