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Kerala Law Academy Law College
Recognized by Kerala University
Peroorkada,
Thiruvananthapuram 695005, Kerala
  1. About
  2. Courses
  3. Contact
Established Year: 1966
Accreditation: Not Available
Status Of College: Bar Council Approved
College Management: Private
College Facilities: Not Available

College Information:
      Established in 1966, KLA is a seat of excellence in legal learning, studies, consultancy and research and in pioneering legal reform. The Academy's prestigious college of Law is located in Trivandrum, the Capital city of Kerala, India, on a hill of sylvan splendour offering views of the Arabian Sea on one side and the Western Ghats mountain ranges on the other. The liberal ambience of the research wing is conducive to ignite nascent thoughts and ideals. The finds vivid expression in "Academy Law Review" which has won international acclaim ever since its appearance in print in 1973. The moot teams of the Academy are the flag bearers of its prestige renowned international fora. The Academy's social commitment is imbedded in its sociolegal clinics and consultancy service.The Kerala Law Academy established at a time when legal education was, perhaps, at its nadir in the State with two Government Colleges, One at Eranakulam and other at Thiruvananthapuram, struggling to sustain themselves as a result of the pronounced disinterest and apathy of students. The plain fact was that for law at the time, there were notmany takers.At one time in the late fifties there was even a muted suggestion for closing down the Thiruvananthapuram Law College. The two year B. L Degree course then in vogue was rather a narrowly conceived one with emphasis on land laws, law of contract, personal laws of Hindus and Muslims etc. reflecting the academic afterglow of the colonial preferences.At the same time the course had no proper professional orientation either. The Procedural laws were outside the curriculum and had to be learned during the period of apprenticeship at the end of which the students had to sit for another examination conducted by the Bar Council.While the courses thus lacked proper professional orientation, its academic structuring also left much to be desired.Law was not conceived as a social science and its linkages with other subjects like economics, Political science, and sociology were not properly appreciated. These conceptual and perceptional limitations led to the isolation of law from the academic mainstream and debased it as an esoteric branch of study with its own quaint phraseology, narrow technical skills and dehumanized logic.And above all, professional and job opportunities for a law graduate were none too bright at that time. The legal profession was overcrowded as it continues to be so even today. It had not yet fully branched out into new fields of legal practices having high potentials. Thus academic sterility, absence of invectiveness in curricular design, lack of professional orientation and limited professional and career opportunities cumulatively created a negative ambience for legal education in Kerala in the fifties and early sixties.The reformed threeyear LLB Course was introduced in Kerala from the academic year 196768. The whole curriculum was revised to bring in new subjects including procedural laws; the apprenticeship system was abolished; and after a few years, in 1972, a new scheme of practical training was incorporated in the new course.While this reform was radically transforming the whole character and complexion of the course, a wind of change was also blowing outside the Acadamey. The role of law in society and its importance as an instrument of social change beganto be increasinglyappreciated.Enactment of laws which affected the vital interests of various sections of the society, legal battles waged between the reformist and conservative forces in the country, controversies centering on amendments to Constitution, the increasingly effective role played by the High Courts and Supreme Court in checking administrative excesses and abuses, all these and many other factors contributed to heightened interest in law among the students and the general public. The gradual development and recognition of law as a social science worthy of serious intellectual attention generated a new awareness of the subject.
1. BA LLB
Course Type: On Campus
Course Specialization: Not Available
Course Level: Bachelors
Course Medium: English
Course Mode: Full Time
Course Duration: 5 Year(s)
Course Eligibility: Candidates seeking admission to the first semester of the 5 year LL.B. course shall have passed any Higher Secondary examination of the Govt. of Kerala or any other examination recognized as equivalent thereto by the Kerala University with not less than 45 percent marks in the aggregate in the qualifying Higher Secondary examination in the general category and 45% marks in the case of candidates belonging to Scheduled Castes and Scheduled Tribes.
No.of Seats available: Not Available
Course Fees: Not Available
Course Description: Not Available

2. LLB
Course Type: On Campus
Course Specialization: Not Available
Course Level: Bachelors
Course Medium: English
Course Mode: Full Time
Course Duration: 3 Year(s)
Course Eligibility: Candidates seeking admission to the first semester of the 3 year LL.B degree Course shall have passed any degree examination of the Kerala University or any other examination recognised as equivalent thereto by the Kerala University with not less than 45 percent marks in case in the qualifying degree examination in the general category and 45% in the case of candidates belonging to Scheduled Castes and Scheduled Tribes.
No.of Seats available: Not Available
Course Fees: Not Available
Course Description: Not Available

3. LLM
Course Type: On Campus
Course Specialization: Not Available
Course Level: Masters
Course Medium: English
Course Mode: Full Time
Course Duration: 2 Year(s)
Course Eligibility: Not Available
No.of Seats available: Not Available
Course Fees: Not Available
Course Description:
MBL


4. PG Diploma
Course Type: On Campus
Course Specialization: Not Available
Course Level: PG Diploma
Course Medium: Not Available
Course Mode: Full Time
Course Duration: 2 Year(s)
Course Eligibility: Not Available
No.of Seats available: Not Available
Course Fees: Not Available
Course Description: Not Available

5. PhD
Course Type: On Campus
Course Specialization: Not Available
Course Level: PG Diploma
Course Medium: English
Course Mode: Full Time
Course Duration: 2 Year(s)
Course Eligibility: Not Available
No.of Seats available: Not Available
Course Fees: Not Available
Course Description: Not Available

Name of College: Kerala Law Academy Law College
College Address: Peroorkada,
Thiruvananthapuram
Kerala
695005
Phone Number: 0471-2433166
Fax: 0471-2539356
E-mail: Not Available
Website: http://www.keralalawacademy.org





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