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Call for Chapters for the Edited Book on National Education Policy 2020: Vision for India's Future Education

"A Nation is advanced in proportion to education and intelligence spread among the masses" - Swami Vivekananda

Universal Declaration of Human Rights declares, "Everyone has the right to education". Education is fundamental tools for achieving full human potential, developing an equitable and just society, and promoting national development. Providing universal access to quality education is the key to economic growth, social justice and equality, scientific advancement, national integration and cultural preservation. India will have the highest youth population in the world over the couple of year, and ability to provide high-quality educational opportunities will help them to shape the future of our country.

The world is undergoing rapid changes in the knowledge landscape. With the rise of big data, machine learning, and artificial intelligence, many unskilled jobs worldwide may be taken over by machines, while the need for skilled labour, particularly involving mathematics, computer science and data science, in conjunction with multi-disciplinary abilities across the sciences, social sciences and humanities, will be in rapidly increasing demand.

The States are facing two-fold challenges, firstly to compete with new economic order where, if State fails to train its human resources, it will face economical difficulty. Secondly, it has to also preserve its culture, language, identity, and its heritage. This is not easy especially in case of India where every state has its own language, culture, identity which is ensured by the Constitution of India. Thus, the New Education policy will certainly be the need for ensuring quality of education according to the Article 21A of the Constitution of India and pacing with developed nation and competitive world so that social economic well-being can be achieved.

The Union Cabinet on 29th July, 2020 has approved the new National Education Policy (NEP), 2020 with an aim to introduce several changes in the Indian education system - from the school to college level. This is not the first education policy before NEP 2020, there were NEP 1968, 1986, 1992. Thus, we need to evaluate and assess the impact of the NEP 2020 on future of the education system in India.

The aim of the upcoming book is to critically discuss impact of the NEP 2020 on our education system not only national level but also implication on state education system along with Right of Education, impact on minority educational institution and the financial implication, burden sharing between Center and State. Further, as to how NEP is going to face constitutional challenges, as education not only included under Article(s) 21A, 30 but also the role of 7th schedule on Center or State relations.

Sub Theme:

  • New Education Policy 2020 (NEP 2020): Its Impact on Legal Education System
  • UDHR and Right to Education and NEP- 2020
  • Development of Human Personality in Relation with NEP-2020;
  • National Development: Designing Education to Facilitate Economic Development;
  • The National Education Policy 2020: Need of Times
  • New Education Policy 2020: The Way of the Future?
  • The New Education Policy 2020: A Landmark in India's History of Education
  • UGC v/s HECI: The Future of India's Higher Education System;
  • Digital Transformation Strategy with the Help of New Education Policy;
  • NEP: and continuing education, Teacher training and development.
  • National Education Policy, 2020: Holistic, Multidisciplinary, and Futuristic Aspects.

The above mention themes are not exhaustive - Authors are open to work on any topic related to the above mentioned theme.

Submission Guideline:

  • Chapter: Chapter should be in Times New Roman 12 point font and double spaced. Main Title should be in full capitals, bold and centered 12 point font. Sub-titles should be in sentence case, bold and 12 point font. Author's names should be in small capitals and centered 12 point font Footnotes should be in Times New Roman 12 point font.
  • Citation Format: Please use footnotes rather than endnotes. Footnotes should conform to Citation attached with notification.
  • Submission of the abstract: A covering letter with the name(s) of the author(s) and address, designation, institution / affiliation, the title of the manuscript and contact information (email, phone, etc.) is compulsory to submit. All submissions must contain an abstract of not more than 300 words with 5 Minimum Keywords.
  • Originality of Manuscripts: All the contributions should be the original work of the contributors and should not have been submitted for consideration in any other Publication. Any plagiarized work will be out-rightly rejected.
  • Copyright: The contributions presented to and accepted for publication and the copyrights therein shall be the Intellectual Property of Law Mantra.
  • The title of the Chapter should be followed by Name, Designation, Name of the Organization / University / Institution and Email address. It is mandatory to mention Email address, as all future correspondence will be through it.
  • Name and details of Co-author, if any
  • The paper should be typed in MS WORD format (preferably 2007 or 2010).
  • The paper must be in single column lay out with margins justified on both sides
  • The length of paper should not be below 4,000 words (including footnotes) and Should not Exceed more than 10,000 (Including Footnotes).
  • Full Paper along with Abstract Must be Submitted on or Before 10th Ocotober, 2020 (11:59 P.M)

How to Submit:
All submissions are to be made via e-mail as word documents (preferably Microsoft Word 2007 or 2010). Authors can submit their manuscripts to Editors at aditya@lawmantra.org

Deadline:

  • The last date for submission of Final paper is 10th October, 2020
  • Authors who do not follow these guidelines may have their submission returned to them without being reviewed.

Contact:
Phone: +91-8860257167
Email: aditya@lawmantra.org
Website: www.lawmantra.org

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