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Training Program on National Company Law Tribunal (NCLT) & National Company Law Appellate Tribunal (NCLAT)

Indian Institute of Corporate Affairs in association with Madaan Law Offices is going to organize two days Residential Training Program on National Company Law Tribunal (NCLT) and National Company Law Appellate Tribunal (NCLAT)

Date: 23rd & 24th September, 2016
Venue: Indian Institute of Corporate Affairs, Plot No, 6, 7, 8, Sector 5, IMT Manesar, Gurgaon, Haryana

About the Training Program:
The dawn of June, 2016 finally saw the curtains lifted off the much anticipated and talked about National Company Law Tribunal (NCLT) and National Company Law Appellate Tribunal (NCLAT), with the underlying desire to step up the evolution of corporate jurisdiction in India and to efficaciously address the interest of both stakeholders and companies. The genesis of NCLT can be traced back to the recommendations of the Eradi Committee set up in 1999 which recommended the setting up of a National Tribunal for Insolvency and Winding up of Companies. Thereafter, the provisions for creation of the NCLT were introduced in the Companies (Second Amendment) Act, 2002.

The logistics, extent of jurisdiction and functioning, though remained a cause of concern and faced several legal hurdles until the same was put to test in the Madras Bar Association case before the Supreme Court of India; where the Union of India was directed to incorporate various changes in the Companies Act, 2013 as laid down in the judgment.

The NCLT and the NCLAT would inherit a gamut of matters ongoing (before the High Courts, the CLB, BIFR and AAIFR) and forthcoming. The NCLT and the NCLAT introduces consolidation of Corporate Jurisdiction with a perspective for approaching dispute resolution as unlike the previous, for which is a matter of intense deliberation. The essence of the Eradi Committee Report - the necessity of resuscitation of sick and dying industries, other Insolvency matters, issues related to Corporate Restructuring, Mergers, De-mergers, Disputes, Compounding of offences and various permissions and approvals under the Companies Act, 2013 will be the major tasks entrusted to the NCLT.

Training Fee:

  • Rs. 23,000/- per participant comprising of Training Fee: Rs. 20,000 + Rs. 3,000 (15% Service Tax)

A registration fee includes accommodation and food on the days of the program. The accommodation would be on twin sharing basis only.

If the participant's organization requires any invoice to be prepared for the payment of fee, the same may be obtained from us with advance request. In case of any deduction of TDS from training fee by the participant's organization at the sources, the same may be done subject to submission of TDS certificate with details to IICA for necessary compliances.

Registration Details:
Registration Fees can be paid by Demand Draft in favor of "Indian Institute of Corporate Affairs" payable at New Delhi (or) NEFT (or) RTGS.

A duly filled in Registration Form along with the Demand Draft / Online payment slip should be sent to:
The Head,
School of Corporate Law,
Indian Institute of Corporate Affairs (IlCA),
Plot No. 6, 7, 8, Sector-5,
IMT Manesar, Dist. Gurgaon,
Haryana - 122050

Deadline:
The last date for registration is 15th September, 2016.

Contact:
Dr. Pyla Narayana Rao
Assistant Professor
Phone: 0124-2640088, +91-7042712183
Email: pyla.nari@gmail.com

Dr. Vijay Kumar Singh
Associate Professor and Head
Phone: 0124-2640099, +91-9891500707
Email: vijay.singh@iica.in, vrsingh.vk@gmail.com

Indian Institute of Corporate Affairs (IlCA),
Plot No. 6, 7, 8, Sector-5,
IMT Manesar, Dist. Gurgaon,
Haryana - 122050
Email: scl@iica.in
Website: www.iica.in

Download Brochure, Registration Form

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