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Faculty Development Programme on Neoteric Conundrums of Intellectual Property Rights

IP Assisto is going to organize the Faculty Development Programme on Neoteric Conundrums of Intellectual Property Rights.

Date: 20th September, 2020

Introduction:
IPR is an evolutionary field. We at IP Assisto aim to disseminate awareness and carry out research in order to contribute towards a robust Intellectual Property Rights (IPR) regime in India. We are here to share a global perception of practices related to intellectual property retaining national identity and local constraints.IPR provides an incentive for creativity and the disclosure of information and plays a significant role in encouraging innovations in the form of product/process development leading to technical advancement. The vision of the centre will be accomplished by providing support and guidance to each and every person in need of protecting their invention and creations. The centre will familiarize all stakeholders with the importance of Intellectual Property laws in today's technology driven society and provide them a platform for interaction.

IPR provides an incentive for creativity and the disclosure of information and plays a significant role in encouraging innovations in the form of product / process development leading to technical advancement.Therefore knowledge about IPR becomes essential in the field of law.

Why are we organizing?
We are organizing Faculty Development Program (FDP). We think that even the professionals, academicians, legal practitioners and law scholars having keen interest in IPR should be updated.

Session 1:
Topic: Horizons of Intellectual Property Rights (Introductory Session)
Time: 10:30 - 11:30

Resource Person:

  • Adv. Nupur Raut
  • LL.M., University of Cambridge
    (Prathiba M. Singh Cambridge Trust Scholar)

Session 2:
Topic: Relevance of Trademarks in the Goodwill of Products
Time: 11:30 - 12:30

Resource Person:

  • Adv. Rohan Rohtagi
  • Founder, RSR Legal

Session 3:
Topic: Intellectual Property Rights Issues in the Social Media
Time: 12:30 - 1:30

Resource Person:

  • Adv. Srinivas Kotni
  • Founder and Managing Partner, LEXport

Break: 1:30 - 2:30

Session 4:
Topic: Intersection of IPR and Technology
Time: 2:30 - 3:30

Resource Person:

  • Adv. Rodney Ryder
  • Partner, Scriboard
    Advisor, Ministry of Communication and Information Technology, Government of India

Target Audience:
Faculty members of law universities, professionals, and research scholars who intend to do quality research work.

Benefits:

  • Enhancing the knowledge of IPR in academicians, professionals, and research scholars.
  • To identify and scrutinize issues in the field of IPR.
  • To raise the visibility of IPR in various streams.
  • Develop the pedagogy skills of academicians and research scholars.

Registration:
Limited number of seats available.

Registration Fees:
No Registration Fee.

Registration Form:
https://forms.gle/d2kbKNbMFVhxcixw7

Deadline:
The last date for registration is 19th September, 2020.

Contact:
Ms. Aakansh Prakash
Phone: +91-8860734215
Email: ipassisto@gmail.com
Website: http://ipassisto.com/

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