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

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

Course Duration: March - May, 2018

About the Course:
The Insolvency and Bankruptcy code (IBC) is considered as the biggest economic reform next only to GST in terms of Jurisprudence 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 organizing a Three Months Certificate Course in "Insolvency and Bankruptcy Laws & Procedure."

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.

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.

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 Firms

Course Fee:

  • Individuals (including Students and Professionals): Rs. 30,000/-
  • Sponsored Candidates: Rs. 40,000/-##
    • + Applicable GST (18%)#
    • #Subject to latest notification of Government of India on the date of the payment.
    • ##Multiple Registration Discount only for sponsored candidates: 20% discount on the course fee for every next participant from the same organization (for instance if ABC Co. recommends two candidates, fees paid would be Rs. 40,000/- with applicable GST for the first candidate and Rs. 32,000/- with applicable GST for the second and thereafter.

Note: Course fee once paid is not refundable under any circumstances after registration is confirmed.

At the end of the course, the learner would receive a certificate from IICA on completion of pass percentage which would be 60% (both Online MCQ & Online Final Examination).

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 / RTGS5. 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

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

Important Dates:

Second Batch:

March - May, 2018

Registration Opens on:

19th December, 2017

Last date for Registration:

28th February, 2018

Commencement of Classes:

12th March, 2018

Contact:
Dr. Pyla Narayan Rao
Course Coordinator
Asst. Professor, Indian Institute of Corporate Affairs
Phone: 0124-2640088, +91-7042712183
Email: pyla.nari@gmail.com

Dr. Vijay Kumar Singh
Course Director
Associate Professor & Head
Indian Institute of Corporate Affairs
Phone: 0124-2640099
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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