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International Conference on Child Rights: Emerging Issues and Concerns

School of Legal Studies at Cochin University of Science and Technology, Kerala is going to organize the two day International Conference on Child Rights: Emerging Issues and Concerns

Date: 1st & 2nd March, 2019

About the Conference:
Child rights are specialized human rights that apply to all human beings below the age of 18. United Nations Convention on the Rights of the Child (UNHRC) sets a new standard for rights of child globally. The purpose of the UNHRC is to outline the basic human rights that should be afforded to children. UNICEF considers child protection as the prevention of or responding to the incidence of abuse, exploitation, violence and neglect of children. Protection also allows children to have access to their other rights of survival, development, growth and participation. The protection of rights of child is important and essential so that minimum entitlements and freedoms can be afforded to every child regardless of race, origin, colour, gender, language, wealth or disabilities.

India is one of the countries who give utmost importance to the rights of child. Therefore, India has adopted several policies and also incorporated several provisions in various legislations to protect the child. Though there are various legislative provisions, the ambit of protection available to a child in India is still debatable. Since India is a country where the numbers of underprivileged children in India is very high it is necessary to identify the scope of existing legislations for the protection of rights of children. It is in this context, School of Legal Studies is organising this International Conference on Child Rights. This Conference attempts to examine the various challenging issues and concerns in the application of existing laws relating to child rights and to suggest the way forward for a better living environment for children everywhere.

Call for Papers:
Research papers are invited from the academicians, researchers, practitioners, social workers and students on the broad themes given below:

Themes:

  • Child Rights - International, Regional and National Framework
  • Child Rights and Criminal Justice Administration
  • Child Rights and Role of Judiciary
  • Child Rights and Cyber Space
  • Child Rights and Sexual Abuse
  • Child Rights and Personal Laws
  • Child Rights and Assisted Human Reproductive Technologies
  • Child Rights and Human Trafficking

Papers are invited in any one of the above themes. The list is not exhaustive. The themes that are not covered above, but having relevance in the thrust area of the Conference may also be submitted.

Submission Guidelines:
Full papers must be submitted electronically via email to iccr19sls@gmail.com in the format given below:

  • An Abstract containing not more than 350 words.
  • The Abstract must also contain the following details such as Title of the Paper, Theme of the Paper, Name of the Author, University / Institution / Organization, Email Address and Mobile Number.
  • The full paper should be between 3500 - 4000 words (excluding the footnotes)
  • The main text should be in Times New Roman with font size 12 pt and spacing of 1.5.
  • All references must be in the form of footnotes. The footnotes should be in Times New Roman, font size 10 pt with single spacing. The Authors should follow OSCOLA standard of footnoting.
  • Co-authorship is allowed only up to two Authors.
  • All entries must be original and unpublished work of the Author(s) and should not have been submitted for publication / published elsewhere in any form. Any sort of plagiarism will not be entertained.

Publication of Papers:
The organizers propose to publish selected best papers of the Seminar as an edited book with ISBN Number.

Registration Fees:
For all paper presentations and participants: Rs. 500/-

Hospitality:

  • The participants are required to make their own arrangements for accommodation. However, limited numbers of rooms are available in University guest house on payment basis.
  • All participants will be provided with working lunch, tea / coffee with snacks at the venue of the Seminar.
  • No T.A. / D.A. will be provided to the participants by the organizers of the Seminar. The participants are requested to make their own arrangements for travel.

Important Dates:

Last date of sending Full Paper:

15th February, 2019

Intimation regarding Selection of Papers:

17th February, 2019

Conference Dates:

1st & 2nd March, 2019

Contact:
Dr. P.S. Seema
Director, School of Legal Studies,
Cochin University of Science and Technology, Kerala
Phone: +91-8606558242; +91-9847982918
Email: iccr19sls@gmail.com

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