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E-International Seminar on Rights of Women, Children and Human Rights in the 21st Century

Law Mantra Trust in association with Maharashtra National Law University - Nagpur and Himachal Pradesh National Law University - Shimla is going to organize the One Day E-International Seminar on Rights of Women, Children and Human Rights in the 21st Century.

Date: 24th December, 2022

Concept Note:
The 21st Ccentury increasingly marks the free movement of merchandise and capital across national boundaries, with all countries bound together by global markets. The rapid growth of private capital flows over the past decade, presents an opportunity for poor and developing countries to access a global pool of savings, technology and management skills; but at the same time it presents new policy challenges in terms of securing sustainable development and poverty reduction.

Globalization has powerful economic, political, cultural and social dimensions as, on one hand, it has opened up enormous opportunities; but on the other hand, it has not been able to spread these opportunities equitably among all social strata.

This has resulted, in several cases and especially in developing countries, in a renunciation of state responsibility or the retreat of the state from the provision of public service towards the welfare of its disadvantaged citizens like women and children.

There is a clear need to examine globalization and its impact from Human Rights perspective. This special issue will critically re-examine the current theory, law, policy and practice of women and child rights and the potential for more women and child sensitive globalization. There is in particular the need to consider the potential for concurrent action on domestic and international fronts, comprising policy changes, specific child-focused programmes, and child sensitive laws and initiatives. In this respect, the convention constitutes a benchmark, yet it is also necessary to question whether the Convention and its implementation produce social justice for children.

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

  • Promotion of international, comparative and global research, advocacy, law reform and policy initiatives on women and child rights;
  • Opening up a global discussion on 'children, development and governance'from a child rights perspective;
  • Research, advocacy, education and policy engagement on women and child right;
  • To bring together researchers, practitioners, and policymakers to discuss problems, disseminate learning, and share international lessons - learned,existing policy research, and studies on various social protection schemes which, in particular, impact women and children.

Who should attend?

  • Students
  • Research Scholars / Faculties / Academicians
  • Corporate Delegates
  • Business Entities
  • Lawyers

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

  • Social Integration and Challenges
  • Human Rights of women, children & sex workers
  • Discrimination and Human Rights violation
  • The role of National Human Right Commission in promotion and protection of Human Right
  • Human Rights of Indigenous people
  • Mob Lynching and Vigilantism
  • Conflict between IPR/Business Law and Human Rights
  • Reproductive Rights of Women: International Human Rights Perspective

Note: Above mentioned topics are not exhaustive but other topics can be also accommodated if it's in line with agriculture law.

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 send 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 Email address, as all future correspondence will be through it;
  • Name and details of Co-author, if any;
  • Chapter: Chapter should be in Times New Roman, font size 12 pt and double spaced. Main Title should be in full capitals, bold and centered in 12 pt font. Sub-titles should be in sentence case, bold and 12 pt font. Author's names should be in small capitals and centered 12 pt font. Footnotes should be in Times New Roman 12 pt 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;
  • 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 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 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 1500/-
  • Registration Fee for Foreign Participants: Nil

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

Registration Form:
https://docs.google.com/forms/d/e/1FAIpQLSfAMOtDhHLc8-CAbBIAFuGHTcSmBxqKlSZpkdS7Ibv9bGXMmA/viewform

Important Dates:

Submission of Abstract:

10th December, 2022

Confirmation of Abstract Selection;:

12th December, 2022

Registration:

20th December, 2022

Submission of Draft Paper (Proposed Paper):

22nd December, 2022

Seminar Date:

24th December,2022

Submission of Final Paper:

30th January, 2023

Publication of Selected Paper:

By March, 2024

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

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