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11th Annual NLSIR Symposium on the Insolvency and Bankruptcy Code

The National Law School of India Review (NLSIR), the flagship journal of the National Law School of India University (NLSIU), Bangalore is pleased to announce the 11th Annual NLSIR Symposium on the Insolvency and Bankruptcy Code.

Date: 24th & 25th March, 2018
Venue: The Allen and Overy Hall, National Law School of India University, Bangalore

About the Conference:
The Insolvency and Bankruptcy Code is one of the key legislations of contemporary India which has been recognised to have a huge impact on Indian industries. The 11th NLSIR Symposium on the Insolvency and Bankruptcy Code will throw light upon the manner in which this legislation has changed the business landscape of India, the impact of the recent developments in the legislation on the various players in the market, the law relating to insolvency and bankruptcy in India prior to the code and discuss the challenges in implementation and securitisation in order to trace the impact of this legislation.

Confirmed speakers for the event include Ms. Aparna Ravi, who was an integral member of the Bankruptcy law reform committee constituted by the Central Government to look into the law related to Insolvency and Bankruptcy in India, Mr. Satwinder Singh, head of Vaish Advocates and Associates' corporate law practice at New Delhi with vast experience in matters relating to private equity, mergers and acquisitions and corporate restructuring, Mr. Sumant Batra, President of the society of insolvency practitioners of India and Chairman of ASSOCHAM National Council of Insolvency and Bankruptcy, who also works as a senior international consultant to the IMF, World Bank, OECD among others, and Ms. Bhargavi Zaveri, a former research fellow at Harvard Law School who is currently associated with the National Institute of Public Finance and Policy, working in the areas of financial regulation and policy. The symposium will also be graced by many other speakers from distinguished law firms, government organisations, and policy institutions.

Discussions of the Conference:

  • Session I: Confronting the NPA Crisis: Mapping the IBC and legislations prior to it
  • Session II: Implementing the IBC: Challenges in building wherewithal
  • Session III: Corporate Insolvency: Litigation, Restructuring and Securitisation
  • Session IV: Cross-border Insolvency: Impact on foreign creditors and ARCs

Registration:

  • Students: Rs. 200 /-
  • Professionals: Rs. 1000/-

Online Registration Form:
https://goo.gl/forms/tWfkjy79uL22EZ1Y2

Contact:
Ms. Madhavi Singh
Chief Editor
Phone: +91-9916561609

Mr. Abhishek Choudhary
Deputy Chief Editor
Phone: +91-7760345271

National Law School of India Review
National Law School of India University,
Nagarbhavi, Bangalore - 560242
Email: mail.nlsir@gmail.com
Website: www.nlsir.com

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