NHRC's National Moot Court Competition on Human Rights organized in collaboration with Delhi University begins today


New Delhi, 8th March, 2013

The three-day National Moot Court Competition on Human Rights organized by the NHRC for the first time in collaboration with the Delhi University began with celebrating the spirit of 'International Women's Day'. Inaugurating the event at Law Centre- I of the Delhi University, Justice Madam B. Lokur, Supreme Court of India said that such events provide a platform to Law students for their training in presentation and arguing of appeal cases before the courts.

He lauded the efforts of the NHRC and Delhi University for organizing the event. He expressed the hope that problems relating to human rights will give enough scope for sound, research, drafting and presentation of cases in the Moot Court. He said that Moot Courts are part of clinical legal education which help in bridging the gap between the theory and practice of law.

About 50 teams from various law colleges and universities are participating in the competition. The Judges before whom the cases will be argued on 16 problems relating to human rights issues also include some sitting judges of the Delhi High Court.

Moot court is a law school activity and competition during which students participate in the preparation and arguing of cases in front of judges. The cases/problems and sides are selected beforehand, and students are given a set amount of time to prepare for the eventual trial.

Moot court involves appellate cases as opposed to those at the trial level, which are often called "mock trials"; Judges are usually law professors, attorneys from the community, and even members of the judiciary.


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