RESULT OF ESSAY COMPETITION

The IBBI, in its endeavour to create awareness about the insolvency and bankruptcy regime amongst the students of higher education, is promoting essay competitions through Institutes of Learning. The following students were successful in the essay competitions:

Sl. No. Institute of Learning Name of Winner Subject of Essay Runner-up Subject of Essay
1 National Law Institute University, Bhopal Mr. Utsav Mitra Emerging Jurisprudence on Corporate Insolvency: Director Duties in the Twilight Zone Ms. Shefali Chawla The Frenzy of Private Settlement under the Insolvency and Bankruptcy Code
2 Institute of Law, Nirma University, Ahmedabad Mr. Kaivalya Shah Reforms by RBI for Resolution of Stressed Assets: An Overnight Chronicle? Ms. Namrata Dubey The New Conundrum: Guarantor in Insolvency Regime
3 IIM Rohtak Mr. Naveen Kumar Corporate Liquidation Mr. Parag Navani Corporate Liquidation
4 Gujarat National Law University Nikhil Agarwal Emerging Jurisprudence on Corporate Insolvency Pratik Parashar Sarmah Emerging Jurisprudence on Corporate Insolvency


The Gujarat National Law University, Gandhi Nagar in collaboration with the IBBI organized an all India Research Writing Competition on 'Legal Landscape of Insolvency and Bankruptcy in India - Journey since 2016'. The winners of the competition are:

Position. Name of Winner Institute Subject
First Mr. Subhadip Choudhuri Gujarat National Law University Should the Insolvency and Bankruptcy Code be Shadowed by Limitation
Second Ms. Ayushi Singh National Law University, Jodhpur Investigation of Interpretative Growth of Corporate Insolvency Resolution Statutes: Settlements, Open-Ends and Lacunae
Third Mr. Rohan Kohli National Law India University, Bhopal The Impact and Relevance of Provisions of the Companies Act, 2013 in the Wake of New Insolvency Law