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International Conference on Constitutional Conventions and Practices

National Law School of India University, Bengaluru is going to organize the International Conference on Constitutional Conventions and Practices

Date: 8th & 9th January, 2018
Venue: International Training Centre, National Law School of India University, Bengaluru

Conference Note:
A.V Dicey in his work "Law of the Constitution" has defined Constitutional Conventions as the "rules for determining the mode in which discretionary powers (prerogative powers) ought to be exercised" Another working definition given by Hood Philips in his book "Constitutional and Administrative Law" states that Constitutional Conventions are "rules of political practice which are regarded as binding by those to whom they apply, but which are not laws, as they are not enforced by the Courts or by the Houses of Parliament".

Conventions of the Constitution consist of maxims, practices, customs and precepts which, though they regulate the ordinary conduct of Ministers and other persons under the Constitution, are not considered to be legal in a strict sense. It is a rule of behaviour accepted as obligatory by those concerned in the working of the Constitution (Kenneth Wheare). These rules may be enforced by some other means such as informal sanctions, public opinion etc. and even though these enforcements seem weak in comparison to legal enforcements, they have for a long while been a basic feature of our political institutions and the sanction behind them is more moral and political in nature.

Constitutional conventions like customs and practices together with statutes constitute the Law of the land. If one thoroughly wants to understand the legal framework of the land by looking only at Statute law, ignoring Conventions, such a study will be incomplete and inaccurate.

Constitutional Conventions ensure that the Constitution maintains a certain amount of flexibility and operates in tune with the prevailing times. Conventions, more often than naught serve as the means through which Constitutional developments can be brought forth without initiating any formal amendments to the law. It would be difficult to find a system of government that does not have Conventions regardless of whether it has a written or unwritten Constitution. This is because it is impossible for any written document to answer every normative question that crops up with every issue.

Call for Papers:
The Conference will invite presentations and papers on the following themes:

  • Constitutional Conventions in the exercise of Legislative Functions
  • Constitutional Conventions in the exercise of Judicial Functions
  • Constitutional Conventions in the exercise of Executive Functions
  • Constitutional Conventions in the exercise of President's Authority
  • Constitutional Conventions in the exercise of the PMO's Functions
  • Constitutionalism and Constitutional Conventions
  • Others; For example, Constitutional Conventions in the Office of Profit / Conflict of Interest Principles

Submissions Guidelines:
Abstracts of not more than 500 words, for original researched papers on the above mentioned themes are invited. Authors of shortlisted Abstracts shall be required to send their full length papers. Authors of accepted papers shall have the privilege of presenting their paper at this conference. Papers of outstanding quality shall be published.

There can be maximum only one Co-author. The full length research papers in case of short articles should be 3500 - 5000 words (inclusive of foot notes), and around 8000 words (inclusive of foot notes) in case of long articles. Potential contributors are required to adhere to a Uniform Mode of Citation (20th edition of The Bluebook: A Uniform System of Citation is recommended).

Abstracts and papers should be submitted as MS Word documents, with a covering letter containing the name and designation of the Author(s), and should be emailed to the email addresses listed below.

Registration:

  • Conference Registration: Rs.3000/- per Author / per Participant (Non Residential)
  • Participants may register either as paper presenters or as delegates (participants)
  • Registration fee covers the following: Admission to all academic sessions, Conference material, tea / coffee and lunch during the designated breaks for the duration of the conference.
  • Registration fees may be paid by Demand Draft drawn in favor of National Law School of India University and sent along with the registration form or through NEFT transfer, as per the bank details given. Once the NEFT is done the participant/s must send the Bank Transaction ID to baba@nls.ac.in

Accommodation:
Presenters / Delegates must make their own arrangements for accommodation with breakfast and dinner and the organizers are not responsible for the same.

Deadline:
The last date for registration is 20th December 2017.

Contact:
Ms. Architha Narayanan
Teaching Associate, National Law School of India University
Phone: +91-9980157385
Email: architanarayanan@nls.ac.in

Ms. Raagya Zadu
Teaching Associate, National Law School of India University
Phone: +91-8392816954
Email: raagya@nls.ac.in

Ms. Baba R.S.
Secretary, National Law School of India University
Phone: +91-9880525646
Email: baba@nls.ac.in

National Law School of India University
Nagarbhavi, Bengaluru - 560072
Email: registrar@nls.ac.in
Website: www.nls.ac.in

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