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E-International Seminar on Alternative Disputes Resolution and Intellectual Property Rights

Law Mantra Trust in association with Maharashtra National Law University - Nagpur, Faculty of Law and Administration at Jagiellonian University and School of Law, Texas A&M University and Faculty of Law, and University of Colombo - Sri Lanka is going to organize the two days E-International Seminar on Alternative Disputes Resolution and Intellectual Property Rights

Date: 9th and 10th September, 2022

Concept Note:
The Seminar aims to examine and analyze the emerging IP trends, rising consequent disputes and the use of alternate mechanisms such as ADR in tackling such a rise in the quantum of disputes. The International Seminar will be attended by various international delegates and speakers as also representatives from the national Diaspora representing the stakeholders in the digital ecosystem and alive web. These would include representatives from the Central Government & State Governments, various Ministries, Law Enforcement Agencies, Police, businesses, Information Technology, Corporate Sector, Academicians, Scholars, Service Providers, International Organizations and distinguished thought leaders.

Objective:
To provide a platform for stakeholders like organizations working at the international and national level, legislatures, civil societies, researchers, practitioners, academicians, activists and policymakers to deliberate and discuss what is required to build strategies and to address the constraints in inclusive practices towards the betterment of the society.

Who Should Attend?
Students, Research Scholars / Faculties / Academicians, Corporate Delegates, Business entities, and Lawyers.

Theme:
The Organizing Committee welcomes original papers relating to, but not limited to, the following topics:

  • Resolving IP disputes through ADR.
  • The Singapore Convention and its opportunities/ implications for IP mediation
  • Role of Mediation in IPR (Copyright, Patent, Trademark, Geographical Indication, Traditional Knowledge and Industrial Designs)
  • ADR for Digital Copyright and Content Disputes
  • ADR for domain names disputes
  • ADR and Copyright Litigation
  • WIPO and its impact on the use of ADR in Copyright Disputes
  • ADR for Patent Disputes
  • Use of ADR in B2B digital copyright disputes
  • Fashion Industry, IP Rights and ADR
  • ADR and IP rights - comparative approaches in multiple jurisdictions

Note: Above mentioned topics are not exhaustive, but other topics can also be accommodated if it's in line with ADR and IPR.

Procedure for Submission of Abstracts:

  • Abstract (of about 250 words) should be sent as an attachment in a word file. Abstracts will be peer-reviewed before they are accepted.
  • The following information, in the given format, should be sent along with the Abstract:
  • Name of the Participant, Official Designation/Institution Details, Address and Email id, Title of Abstract
  • Submit your abstract to seminarnlus@gmail.com

Guidelines for Paper Submission:

  • The title of the paper should be followed by Name, Designation, Name of the Organization / University / Institution and Email address. It is mandatory to mention your Email address, as all future correspondence will be through it;
  • Name and details of Co-author, if any;
  • Chapter: The chapter should be in Times New Roman 12-point font and double-spaced. The main Title should be in full capitals, bold and centred 12-point font. Sub-titles should be in sentence case, bold and 12-point font. Author's names should be in small capitals and centred 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 The Indian Law Institute, New Delhi Style;
  • 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;
  • The 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 outrightly 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 your 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 layout with margins justified on both sides;
  • The length of the paper should not be below 4,000 words (including footnotes) and Should not Exceed more than 10,000 (Including Footnotes).

Registration Fee for Presentation of Paper:

  • Student: Rs. 1000/-
  • Faculty/Professional/Research Scholar/Other: Rs. 2000/-
  • Registration Fee for Foreign Participants: Nil
  • Registration Fee for Organizing Institution: Nil

Note: Both Author and Co-Author have to register individually.

Important Dates:

Submission of Abstract:

20th August, 2022

Confirmation of Abstract Selection:

22nd August, 2022

Registration:

28th August, 2022

Submission of Draft Paper (Proposed Paper):

5th September, 2022

Seminar Date:

9th and 10th September, 2022

Submission of Final Paper:

10th October, 2022

Publication of Selected Paper:

By July, 2023

Contact:
Law Mantra Office
Phone: +91-9310053923
Email: seminarnlus@gmail.com
Website: www.lawmantra.org

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