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National Conference on Emerging Dynamics & Dimensions of Arbitration Law

Amity Law School, Mumbai is going to organise a National Conference on Emerging Dynamics & Dimensions of Arbitration Law.

Date: 22nd January, 2020
Venue: Amity Law School, Mumbai

Agenda:
India is known for it's over clogged judiciary and the delays in the justice delivery system as a result giving meaning to the legal quote, "Justice delayed is Justice Denied" by William Gladstone. This has been the focal point of attention for both the Legislature and Judiciary and as such the Alternative Dispute Resolution Mechanism (ADR) was proposed. India is a country enriched with abundant natural resources and an enviable demographic dividend wanting only in availability of capital to propel the country on a path of unbridled economic growth. To attract invest from around the globe, it is imperative to promote ease of doing business of which the judicial mechanism on settlement of disputes plays a vital role. With this motto, Arbitration has been introduced in the Indian Legislative & Judicial Systems.

Although the provisions on the same have been around since 1940, it is in the recent years that Commercial Arbitration has received increased impetus to ensure that the disputes are resolved in a time-bound manner aimed at reaching a decision that pays heed to the economic and judicial interests of the parties involved. With the benefits apparent over the traditional court system, arbitration is steadily becoming the preferred system of dispute resolution. However, arbitration being a relatively nascent mechanism, training and research in this arena is on-going. The aim is to bring together students, academicians, and practitioners of Law to share their views on Emerging Dynamics & Dimensions of Arbitration Law, along with prominent legal issues associated therewith.

Call for Papers:
International Arbitration Tribunals in India: Future Opportunities and Challenges Arbitration Agreements: Elements and Requisites. Procedures and Consideration in the Appointment of Arbitrators Procedures adopted by Arbitral Tribunals and Grounds for Challenge Arbitration Proceedings: Commencement and Termination The Propriety of Interim Measures by Courts in International Commercial Arbitration Arbitral Awards: Finality and Grounds for Setting Aside Enforcement and Recognition of International Commercial Arbitral Awards in India This conference aims to provide broad coverage and dissemination of research, wherein participants will get an opportunity to present and publish their original research work (in form of research papers and case studies).

The objective of this Conference is to bring together the researchers from academia and industry as well as practitioners to share ideas, problems and solutions relating to the multifaceted aspect of 'Emerging Dynamics & Dimension of Arbitration'. In this regard, we take pleasure in inviting the faculty members, research scholars, students and corporate members to present their research and participate in Conference. For the purpose of paper presentation the suggested sub-theme are listed below, sub-themes are indicative of relevant research areas to give the prospective authors innovative prepositions about the ambit of discussion during the course of conference Note: Sub-themes are indicative and authors choose any relevant topics or sub-theme for abstract submission and paper presentation.

Paper Publication:
Papers guaranteeing merit & qualifying peer review shall be published in an Internationally Indexed Journal with ISSN within 3 months of conference by the Law School.

Registration Fees:

Students:

  • Indian: Rs. 1500/-
  • International: USD 75

Delegates:

  • Indian: Rs. 2000/-
  • International: USD 100

Fees Inclusion - Registration fees in inclusive of Access to all Sessions, Networking Lunch, Delegate Kit and Refreshments on the day of Conference. Mode of payment of fees will notified via email on acceptance of Abstract.

Formatting Guidelines:

  • Font Type: Times New Roman
  • Font Size (Headings): 14 Bold
  • Font Size (Sub-headings): 12 Bold
  • Footnotes: 10
  • Line Spacing: 1.5
  • Footnoting Style: Bluebook Citation Format (20th Edition)

Important Dates:

Last date to Submit Abstract: 10th January, 2020
Last date to Submit Paper: 15th January, 2020

Contact:
Ms. Riddhi Munoth / Mr. Anand Jagmalani / Ms. Ria Nair
Phone: +91 9320500500
Email: arbitration.amity@gmail.com

Download Brochure

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