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International Conference on Construction Law and Arbitration 2019

The Society of Construction Law (SCL) - India and Chartered Institute of Arbitrators (CIArb) - India are jointly going to organize a three days International Conference on Construction Law and Arbitration.

Date: 6th - 8th December, 2019
Venue: New Delhi

About the Conference:
Carrying on the reputable legacy of the '7th International Construction Law Conference' held at New Delhi, which was attended by around 350 distinguished delegates and speakers from around 24 countries, this year SCL India and CIArb India seek to create bigger gathering of judges, lawyers, construction professionals, academicians, industry leaders, engineers, architects and other professionals from all around the world for sharing and exchanging of experiences and ideas on contemporary relevant issues of importance to the construction industry worldwide.

SCL is the world's most prestigious construction law multidisciplinary body headquartered at London, having it branches all across the globe and CIArb is 103 years old organization, headquartered at London catering to the development of arbitration having its branches in all parts of world. This conference will have gathering of various office bearers of these two organizations.

Topic

  • Typical Issues in Construction Arbitration
    • Consequences of delay & nature of claims
    • Time: Essence of contracts and otherwise
    • Disruption and heads of claims
    • Liquidated damages

  • Mediating Construction Disputes
    • Impact of the Singapore Convention on construction dispute resolution
    • How to improve mediation practice in construction disputes?
    • Mixed-Mode dispute resolution

  • Role of Delay, Disruption, and Quantum Experts
    • Importance of experts in construction arbitration
    • Preparation of Delay Analysis Reports (Case Study)
    • Preparation of Quantum Reports (Case Study)
    • How to become an expert in construction dispute resolution?

  • Trends in construction law in the following jurisdictions:
    • United Kingdom
    • Singapore
    • Europe
    • Australia
    • India
    • United States

  • Cross-Examination of Fact and Expert Witness
    • Common law and civil perspectives
    • Tips on Cross-Examination
    • Necessity or otherwise of cross-examination
    • Objections in cross-examination

  • SCL Delay and Disruption Protocol
    • Salient features of the protocol
    • How to best use the protocol?
    • Suitability of the protocol in India
    • Need for customizing the protocol for small and medium projects

  • Use of Standard form of contracts for construction disputes and public procurement
    • 2017 FIDIC forms
    • CPWD forms
    • Role of DRB's
    • Laws on public procurement

  • Damages Claims in Construction Disputes
    • Typical claims for damages
    • How to prove damages claims?
    • Law of damages in India

Registration Fee:

For SCL Members (10 % discount applied, registration fee is inclusive of 18% GST)

Category

Early bird registration - 30th September, 2019

Regular registration - 1st October, 2019 (Spot registration)

Indian Delegate

INR 6000

INR 7500

Overseas Delegate

US $110

US $150

In-House Counsel

INR 5000

INR 6500

Students, Ex-Government / Government Employees and Academicians

INR 3000

INR 4500

For Non Members - (registration fee is inclusive of 18% GST)

Category

Early bird registration - 30th September, 2019

Regular registration - 1st October, 2019 (Spot registration)

Indian Delegate

INR 6600

INR 8250

Overseas Delegate

US $120

US $165

In-House Counsel

INR 5500

INR 7150

Students, Ex-Government / Government Employees and Academicians

INR 3300

INR 4950

Contact
Society of Construction Law (SCL)
Secretariat, Chambers of Ratan K. Singh,
E-367 A, Greater Kailash - I,
New Delhi -110048
Phone: +91-11-4173130809
Email: SCL.CIArb.Conference2019@gmail.com
Website: https://sclindiaconference.com/

Download Brochure

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