About The Organisers

The Organising Committee of the International Conference on ‘Global Environmental Issues’ welcomes all delegates, ladies and gentlemen to this International Conference in the capital city of India, a country with wide cultural, linguistic and geographical diversity.

The International Conference on “Global Environmental Issues” is being organised by the National Green Tribunal in association with the Ministry of Environment, Forest and Climate Change, Government of India.

The Ministry of Environment, Forests and Climate Change is the nodal agency in the administrative structure of the Central Government for the planning, promotion, co-ordination and supervision of the implementation of India's environmental and forestry policies and programs. These objectives are well supported by a set of legislative and regulatory measures, aimed at the preservation, conservation and protection of the environment. This Ministry plays a very significant role in development of the country in various fields.  In recent time, the role of this Ministry has attained new heights and dimensions.

The National Green Tribunal had been established on 18th October, 2010 under the National Green Tribunal Act, 2010 for effective and expeditious disposal of cases relating to environmental protection, conservation of forest and other natural resources and also provides relief as well as compensation for damages to persons and property for matters connected therewith or incidental thereto.

The National Green Tribunal is a specialised body equipped with the necessary expertise to handle environmental disputes involving multi-disciplinary issues. Every Bench of the Tribunal consists of a Judicial Member who is a sitting or former Judge of the High Court and an Expert Member who is an environmentalist, biologist, hydrologist, scientist or a technocrat from the field of Environment.

This Tribunal is not bound by the procedure laid down under the Code of Civil Procedure, 1908, and instead, is guided by Principles of Natural Justice. It has power to regulate its own procedure for adjudication of civil disputes before it. The legislative mandate contained in Section 20 of the National Green Tribunal Act, 2010 requires the Tribunal to apply the principles of Sustainable Development, the Precautionary Principle and the Polluter Pays Principle while passing any order or decision or award.

The Tribunal has Original, Appellate and special jurisdiction in terms of Section 15 of the National Green Tribunal Act, 2010 for granting relief of compensation, restitution of property damaged or the environment from any accident or environmental disaster.

The Indian Constitution mandates protection and improvement of environment and safeguards of forests and wildlife under Article 48A as Directive Principle of the State Policy and fundamental duties of the citizen under Article 51A.  The Supreme Court of India has declared Right to Decent and Clean Environment as a Fundamental Right falling within ambit of Right to Life enshrined under Article 21 of the Indian Constitution.  The National Green Tribunal Act mandates that any person could enforce any legal right relating to environment or raise any substantial question relating thereto by instituting a civil case before the Tribunal.  The Tribunal with its Eastern, Central, Western and Southern Zonal benches is ensuring easy accessibility to environmental justice and expeditious disposal of such cases.

These are the dimensions of environment jurisprudence in India.