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The Indian Law Institute
Recognized by Deemed University
Bhagwandas Road,
New Delhi 110001, Delhi
  1. About
  2. Courses
  3. Contact
Established Year: 1956
Accreditation: Not Available
Status Of College: Approved by Bar Council of India
College Management: Not Available
College Facilities: The Legal Information Resource Centre is equipped with CDs and Websites which includes SCC on line, AIR InfoTech, Law Premium, West Law, Planning Commission Reports, Law Commission Reports, Information from Indian and foreign courts.

College Information:
      The Indian Law Institute (ILI) was founded in 1956 primarily with the objective of promoting and conducting legal research. The objectives of the Institute as laid down in its Memorandum of Association are to cultivate the science of law, to promote advanced studies and research in law so as to meet the social, economic and other needs of the Indian people,to promotesystematization of law, to encourage and conduct investigations in legal and allied fields, to improve legal education, to impart instructions in law, and to publish studies, books, periodicals, etc.The Institute is an autonomous body registered under the Societies Registration Act, 1860, the Indian Law Institute has the requisite independence and academic freedom to carry out its objectives. The membership of the Institute is now nearly three thousand representing the persons interested in the study and advancement of law.Hon’ble Chief Justice of India is the exofficio President of the Institute. The Law Minister of Government of India & the AttorneyGeneral for India are its exofficio Vice Presidents. Third VicePresident is elected by the members of the Governing Council, from among themselves. Judges of the Hon’ble Supreme Court of India and High Courts, prominent lawyers, Government officials and Professors of Law are represented in the Governing Council of the Institute.The Institute's Library is one of the best libraries in the country. It has more than 75000 titles. It subscribes to 270 current legal periodicals. JILI is one of the leading law journal. ASIL contains surveys written by academicians and practitioners.The Indian Law Institute has been granted Deemed University Status in 2004 vide Government of India, Ministry of Human Resource Development Notification No. F.99/2001U.3 dated 29.10.2004.
1. 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: LL.B. Degree (with not less than 50% marks) recognized by Bar Council of India as eligible for enrolment as an advocate in India.or A Law Degree from a foreign country with at least 50% marks in aggregate or equivalent grade.
No.of Seats available: 30
Course Fees: Not Available
Course Description:
Evening Classes are also conducted. The duration of the course is 2 years comprising of 4 semesters. However the students have an option to complete the course within one and a half years under special circumstances with the prior approval of the Academic Programme Committee. In such a case, the student has to produce publishable research papers & dissertation before he/she could be granted the leave to finish the entire course in 1½ years. Students would be graded out of the maximum 1500 marks as per teaching scheme. The following guidelines have been prescribed by the Institute for the students to exercise the option of completing the LL.M. Course within one and a half years:– (i) 'Special Circumstances’ means a student who has an exceptional academic record, securing at least 65% marks in the aggregate in the first two semesters, with over 60% marks in each paper, and having passed all the papers in the first attempt. In addition the student must have secured 80% attendance in each of the first two semesters, (ii) A student whose research papers have been published or accepted for publication in a reputed journal/ publication, and (iii) A student who has secured over 70% marks in at least two out of three research papers submitted in the first two semesters. A student opting for early completion of the LL.M. Course must also submit a synopsis, which in the opinion of the Academic Programmes Committee is very good. Students who fulfil all the above criteria may be permitted to submit their dissertation early, but not later than December 31st of the third semester of the year on the recommendation of the Academic Programme Committee.Regular classes will be held in ILI from Monday to Friday from 9.30 a.m. onwards.

2. PG Diploma
Course Type: On Campus
Course Specialization: Not Available
Course Level: PG Diploma
Course Medium: English
Course Mode: Full Time
Course Duration: 9 Months
Course Eligibility: Minimum qualification for admission to the P.G.Diploma Courses is a graduate degree from a recognised University. 5% weightage will be given to the law graduates for admission to the Post Graduate Diploma Courses. The minimum requirement for admission to the PG Diploma Course in Labour Law is a law degree or M.A. in Social Sciences (IInd Division).The Defence Service Officers holding graduate degree of an Indian University or an equivalent degree from a Foreign University are considered for admission to the P.G. Diploma in Labour Law provided they are sponsored by the Directorate of Resettlement, Ministry of Defence, Government of India. Candidates who have passed or appeared in the 4th year examination of LL.B. (five year course) from a recognised institute/university are also eligible for admission to Post Graduate Diploma Courses (except for Labour Law). Five seats each are reserved for these students. The admission will be made based on the marks obtained in the 1st, 2nd and 3rd year of the University examinations.
No.of Seats available: Not Available
Course Fees: Rs. 11000
Course Description:
P.G. Diploma Courses in Alternative Dispute Resolution(40 seats,Rs. 11000),Corporate Laws and Management(100 seats, Rs. 11000),Cyber Law (60 seats, Rs. 11000),Drafting of Legislation, Treaties and Agreements(40 seats, Rs. 11000), Human Rights Law (40 seats, Rs. 11000), Intellectual Property Rights Laws (100 seats, Rs. 11000), International Trade Law (60 seats, Rs. 11000), Labour Law (40 seats, Rs. 11000), Securities and Banking Laws (60 seats, Rs. 11000), Tax Law (60 seats, Rs. 11000)

3. PhD
Course Type: On Campus
Course Specialization: Not Available
Course Level: Doctorate
Course Medium: English
Course Mode: Full Time
Course Duration: 2 Year(s)
Course Eligibility: An applicant holding a Masters Degree in Law from a recognised University with 55% marks in the qualifying examination or a degree approved by Association of Indian Universities, or any other equivalent qualification to the satisfaction of Academic Council of the Institute, in the relevant field, with not less than 55% marks in the aggregate.(ii)Applicants with a Bachelor’s degree in Law/LL.B with either 65% or more marks in aggregate and a minimum of ten years’ relevant experience in recognized Institute/University/Industry/ Court of Law or Government Organization, may be considered eligible for admission, on the recommendation and approval by Institute Research Committee provided that such applicants may, in case considered essential, be required to appear and qualify in the test, if any, held by the Institute.
No.of Seats available: Not Available
Course Fees: Rs. 19500
Course Description:
The institute shall provide for studies and research leading to award of Degree of Doctor of Philosophy in Law subject to the guidance of the Academic Council, the research studies for Ph.D. shall be organised by the Research Committee and Doctoral Committee of the Institute.A candidate who wishes to pursue a programme of study and research leading to the Degree of Doctor of Philosophy (Ph.D.) of the ILI will be required to seek registration to the programme under these regulations as a full time or part time research student in a Recognised Institution (RI), approved for this purpose by the ILI.In the case of Recognised Institutions, only part time registration shall be granted for permanent employees of the respective Institutions.Candidates who are working in research projects, relevant to the research topic, which have been taken up by the ILI and funded internally or by external funding agencies will be deemed to be full time students if they are admitted to the Ph.D. Programme.Candidates who are applying for registration as part-time students shall be considered for registration only in cases where the Institute Research Committee is convinced that effective supervision can be ensured.Research can be pursued in any subject of law provided subject offered is one which can be profitably pursued under the supervisor of the Institute and candidate possesses the requisite qualification.A full time candidate may be allowed by the Institute Research Committee to convert his registration into part-time registration and vice -versa.

Name of College: The Indian Law Institute
College Address: Bhagwandas Road,
New Delhi
Phone Number: 011-23387526
Fax: 011-23782140

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