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International Virtual Conference on "New Facets of Consumer Protection: Challenges and Way Forward"

The Chair on Consumer Law and Practice at National Law School of India University, Bangalore in association with Ministry of Consumer Affairs, Food and Public Distribution, Government of India, New Delhi is going to organize the International Virtual Conference on "New Facets of Consumer Protection: Challenges and Way Forward".

Dates of Conference: 19th November, 2022

Concept Note:
The advent of globalization coupled with modern business methods had a significant impact on consumer experience in India. No country can knowingly or unknowingly disregard the interest of the consumers. This can be argued on the basis of fast enactment of consumer protection laws in almost all part of the world. India is not an exception to this rule. To acquaint with the growing technology and globalization India enacted Consumer Protection Act 2019 repealing three decade old Consumer Protection Act, 1986, is one of the examples that can be treated as a milestone in the history of socio-economic legislation to protect the interests of consumers in India.

The main object of the Consumer Protection Act, 2019 (CPA 2019) is to provide for protection of the interests of consumers and for the said purpose, to establish authorities for timely and effective administration and settlement of consumers disputes and for matters connected therewith or incidental thereto. The CPA, 2019 aimed at enhancing the scope of protection of the consumer's rights through establishment of the Central Consumer Protection Authority, Consumer Dispute Redressal Commissions, Consumer Protection Councils. The CPA 2019 has widened the scope and provides more protection to the consumer as compared to CPA 1986 which can be seen throughout the Act.

The CPA 2019 has introduced the new concept of unfair contracts which includes those contracts whose terms and conditions are in favour of the manufacturer or service provider and are against the interest of the consumer which would help to keep check on the business including banks and e-commerce sites that take advantage of their dominance in the market. The other significant addition is establishment of Central Consumer Protection Authority (CCPA) to regulate, protect and enforce the interest of the consumer and matters related to unfair trade practice and misleading advertisement. Another major introduction under the act is the concept of 'Product Liability' holding the product manufacturer, product service provider and product seller, for defect in goods or deficiency in service by product service provider.

Overall the regulation of e-commerce entities and direct selling by enactment of Consumer Protection (E-Commerce) Rules 2020 and Consumer Protection Direct Selling Rules 2021 is one of the significant steps undertaken by government of India. The Consumer Disputes Redressal Commissions set up at the District, State and National levels similar to CPA 1986 but the jurisdiction of these consumer commissions is enhanced and can hear the complaints virtually. The Consumer can file a complaint electronically from the place where the complainant resides or works for gain. Another significant addition that has taken place under new Act is a chapter on Mediation. It provides for establishment of mediation cells attached to the District, State and National Commissions. The Commissions may refer a matter for mediation if the parties consent to settle their dispute through mediation. The CPA 2019 has aimed to bring more holistic and stringent provision so as to protect interest of the consumer.

The sovereignty of the Consumers is to choose the goods or services according to the preferences and preferences assume significance in the context of his choice. But in the present day scenario it has become the myth, because the consumer's freedom of choice is limited and is been abused in common market places. Consumers are duped and cheated because of deceptive advertisement and false and exaggerated descriptions about the quality of goods/services which they propose to sell. It is still rising due to advancement of technology and advent of COVID 19 pandemic and various other natural disasters including economic crises. Hence Consumer protection had to broaden its horizon and grew significantly. Are we moving towards a new Pangaea were all nations are drifting towards broadening the horizons of Consumer Protection. With this reference India on surge of regulating business-consumer dynamism by means adopting new facets of Consumer Protection.

Against this backdrop, this International Conference will focus on large array of issues on Consumer Protection. The Agenda of the Conference will be mainly focused on following themes:

  • Consumer Protection with respect to Sale of Goods and services through social media platforms;
  • Consumer Protection from Fake Reviews on E-Commerce Portals;
  • Consumer Protection & Fall Back Liability
  • Imposing service charges on Consumer for the services rendered at Hotels and Restaurants;
  • Recognition of Right to Repair as a Consumer Right;
  • Assessment of Consumer Protection in India in par with International Best Practices
  • Sustainable Consumerism
  • Settlement of Cross Border Consumer Disputes
  • Dark patterns and Consumer Protection

Call for Papers:

Submission of the Abstract - Abstract Format:

  • The Abstract shall not exceed 500 words.
  • The first page of the submission must contain the title of the paper, the name of the author(s) along with a Cover Letter.
  • The abstract should be in Times New Roman, font size 12, with 1.5 line spacing, and footnotes (if any) in Times New Roman, font size 10, with single line spacing.
  • The texts and footnotes must conform to OSCOLA 4th Edition.
  • Only One Co-authorship is allowed.
  • The Abstract should followed by an Outline of the Article with a brief Discussion.
  • The submission of the abstract must be in (.doc) or (.docx)
  • The submission should contain a disclaimer to the effect that the piece is original and has not been published or is under consideration, for publication, elsewhere.
  • All submissions are subject to a plagiarism check.

Registration Fee:
Conference will be Totally Free

Submit Abstract:
https://docs.google.com/forms/d/e/1FAIpQLSdWKCGv3w0U2fW_QSABVphY7dcRAsncHo3M7rnarYecJkaW3w/viewform

Important Dates:

Submission of Abstract:

30th September, 2022

Confirmation of abstract selection:

10th October, 2022

Submission of full paper and registration:

1st November, 2022

Intimation of Selected paper for Presentations:

10thNovember, 2022

Dates of Conference:

19th November, 2022

Contact:
Mr. Akshay Yadav
Teaching Associate,
NLSIU, Bangalore
Email: consumerlaw@nls.ac.in

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