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NLSIU Kautilya Society: Constitution, Domicile, and Inclusivity in Indian Legal Education

In late-December, 2021 the NLSIU Kautilya Society had released a comprehensive research brief on the issue of residency or domicile-based affirmative action in National Law Universities (NLUs) to aid with research and discourse on the issue. The brief brought out very pertinent and interesting points of discussion, including those around policy formulation, constitutional perspectives and inclusivity concerns.

To the end of building upon these points and adding to the wider conversation on these issues, the NLSIU Kautilya Society, under the aegis of the Vidhi Centre for Legal Policy is organising two panel discussions under the broad theme of "Constitution, Domicile, and Inclusivity in Indian Legal Education".

Panel Discussion 1: Constitutional Issues Surrounding Domicile Reservation in National Law Universities

Date: 19th February, 2022
Time: 5 p.m. IST

About the Speakers:

  • Mr. C.K. Nandakumar is a 2001 graduate of NLSIU and is currently working as a Senior Advocate in the High Court of Karnataka. He has had over 15 years of practicing experience in various facets of law and was directly involved in the NLSIU domicile reservation case. [Panelist 1]
  • Prof. (Dr.) G. Mohan Gopal is a former ex-Director (Vice-Chancellor) of NLSIU. He is a former Director of the National Judicial Academy of the Supreme Court of India and the founder-Chair of the National Court Management Systems Committee. [Panelist 2]
  • Prof. Sidharth Chauhan, a 2008 graduate of NLSIU, is currently working as Assistant Professor at NALSAR, Hyderabad, where he is also pursuing his Ph.D. He holds an LLM in Constitutional Law and Legal Philosophy from the University of Pennsylvania. [Moderator]

The first panel will extensively discuss the constitutional law and policy questions around domicile reservation in NLUs.

Panel Discussion 2: Inclusive Legal Education Reforms

Date: 20th February, 2022
Time: 5 p.m. IST

About the Speakers:

  • Prof. (Dr.) Amita Dhanda is currently a Professor Emerita at NALSAR, Hyderabad. She has extensively researched, and assisted the Central Government and the Supreme Court, on the topic of legal and policy reform in the field of disability rights. [Panelist 1]
  • Mr. Alok Kumar is the Co-Founder of the Vidhi Centre for Legal Policy and Lead, Vidhi Karnataka. He is a 2008 graduate of NALSAR, Hyderabad and obtained his BCL from the University of Oxford in 2009.
  • Ms. Svetlana Correya is an Executive Director at IDIA Karnataka. She was a Bertha Fellow with the European Centre for Constitutional and Human Rights, Berlin and has worked extensively on human rights litigation and capacity building programmes for diverse audiences. [Panelist 3]
  • Ms. Adeeba Rahman is a Director at IDIA Karnataka. [Panelist 4]
  • Mr. Husain Aanis Khan is a 2021 graduate of Jamia Milia Islamia and is currently a Research Fellow at the Vidhi Centre for Legal Policy. [Moderator]

The second panel discussion will look at general inclusivity-oriented reforms in Indian legal education and the role domicile reservations can play in it.

Registration Form:
https://us02web.zoom.us/webinar/register/WN_tpyH78eFT3O-YNx2flUqbw

Contact:
Law School Policy Review & Kautilya Society
Email: lawschoolpolicyreview@gmail.com

Download Panel Discussion 1, Panel Discussion 2

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