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International Conference on Human Trafficking: Legal and Technological Perspectives for Solutions within South Asia

SAARCLAW (South Asian Association For Regional Co-operation in Law) in association with Mody University of Science and Technology, Indian Law Institute and Justice & Care is going to organize the International Conference on Human Trafficking.

Date: 24th & 25th March, 2018
Venue: College of Law and Governance, Mody University of Science and Technology, Rajasthan

About the Issue:
Human trafficking is a grave human rights violation and the third largest profitable industry in the world. It is an organised crime which is estimated to be a 150 billion dollar industry globally. As per a recent joint report of ILO and Walk-Free Foundation nearly 40 million people are enslaved worldwide within the web of human trafficking.

South Asia, with India at its centre, is the fastest-growing and second-largest region for human trafficking in the world, after East Asia, according to the UN Office for Drugs and Crime. India is a source, destination, and transit country for trafficking for many purposes such as commercial sexual exploitation. Majority of the trafficking is within the country but there are also a large number trafficked from Nepal and Bangladesh. Out of 8 countries of SAARC, 7 (excluding Afghanistan) of them are party to the SAARC Convention on Trafficking.

Advancement of technology and its use for the purpose of either facilitating or combating trafficking is not extensively documented. However, experiential and anecdotal evidence shows that internet, digital technologies, mobile phones or communication technologies are being used for the same. While the rising awareness of technology's central role in human trafficking is acknowledged, it is extremely important to keep abreast with the technological advancements and develop tools and strategies around technology to combat human trafficking. As technology and technological tools also add to the complexity of the issue because traffickers use them, it is imperative to develop far superior counter-trafficking technology within as well as across borders of the SAARC countries for maintaining constant vigilance.

Since human trafficking is an organised crime, the role of law is indispensable. Strengthening of laws is absolutely crucial to this issue. In India, The Trafficking of Persons (Prevention, Protection and Rehabilitation) Bill 2017 is yet to be passed by the Parliament. It is an improvement over the present law against trafficking with enhanced punishments being included as well as the establishment of a national anti-trafficking bureau.

Themes of the Conference:
For the purpose of this Conference the themes are listed below, they are indicative of relevant research areas to give the prospective Authors innovative prepositions about the ambit of discussion during the course of the Conference. However, the Authors may draw upon issues not limited to but touching upon the same for Abstract submission and paper presentation.

  • Causes and effects of increasing incidences of human trafficking in SAARC including sex trafficking, trafficking for organ extraction, bonded labour, beggary, slavery and other issues related to trafficking
  • Rescue mechanisms, rehabilitations and socio-legal support for victims.
  • Review and assessment of statutes of various countries
  • Role of civil society organisations and independent human rights institutions in safeguarding the legal entitlements and empowerment of trafficked victims.
  • Varying judicial interpretations on broadening the conceptualisation of human trafficking in national and international context.

Objectives of this Conference:
This conference is aimed at achieving the following:

  • Strengthening the understanding of the issue of human trafficking and how the amalgamation of law and technology plays a vital role for effective intervention strategies;
  • Information sharing from representatives of the SAARC nations and other countries on how law and technology around trafficking are currently positioned within their local jurisdictions;
  • Identifying gaps that exist in the current legislative frameworks as well as technological know-how and offering suggestions for change;
  • Devising innovative solutions for effectively combating the issue in both national as well as the international sphere;
  • Building and presenting sound recommendations that would assist in addressing the issue at national as well as the SAARC regional level.

Call for Papers:

Submission Guidelines:

  • The maximum word limit for Abstracts is 200 - 250 words.
  • The submissions should be original and unpublished.
  • Co-authorship is allowed up to two persons. It is mandatory that at least one Author may be present for paper presentation. However, each co-author has to mandatorily register themselves individually on payment of mentioned registration fees.
  • The word limit for full research paper is 2000 - 2500 words (excluding footnotes).
  • The paper should be typed in Times New Roman, font size 12 pt and Line Spacing 1.5.
  • The footnotes must be typed in Times New Roman, font size 10 pt and Line Spacing 1.
  • The margins should be 1" or 2.54 cm on all sides.
  • All text should be justified.
  • Every citation must follow the Harvard Bluebook, 19th Edition.

The Abstract should be accompanied by a cover page comprising of a brief profile of the Author including name, current academic qualification, designation, institution / organization, e-mail address, contact number and postal address for correspondence.

Abstracts & research papers may be submitted at Internationalconference.clg@gmail.com; dean.clg@modyuniversity.ac.in with subject: 'Abstract for the Conference' or 'Research Paper' as the case may be.

Note:

  • Paper presenters will be given 'Certificate of Participation' and attending participants will be given 'Delegate Certificate'.
  • The conference is open not only to law students but also to paralegals, civil society organisations, students and academicians of other disciplines.

Registration Fees:

  • Teachers and Professionals: Rs. 1500/-
  • Students / Research Scholars: Rs. 800/-

Mode of Payment: Cash / Demand Draft / NEFT.

Demand Draft / NEFT / Online Transfer should be in favour of 'MUST - CLG', payable at Lakshmangarh, Distt. Sikar (Rajasthan).

Accommodation:
Accommodation will be given to girls inside the campus on first come first serve basis. Kindly forward your itinerary well in advance.

Important Dates:

Last date of Abstract submission:

12th March, 2018

Notification of selected Abstracts:

16th March, 2018

Last date of full paper submission:

20th March, 2018

Last date of registration:

18th March, 2018

Contact:
Dr. Anjali Sharma
Assistant Professor
Phone: +91-9587078813

Ms. Kiran Tiwari
Assistant Professor
Phone: +91-8003681773

Ms. Neha Khurana
Assistant Professor
Phone: +91-8839400108

Mr. Vikram Sharma
Assistant Professor
Phone: +91-9711104086

College of Law and Governance
Mody University of Science and Technology,
Lakshmangarh, Sikar,
Rajasthan - 332311
Email: Internationalconference.clg@gmail.com, dean.clg@modyuniversity.ac.in

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