2nd International Research Conference on Insolvency & Bankruptcy

23rd - 25th February, 2023

Topics for the conference:

This conference will bring together an exciting programme with the right mix of expert guest speakers/ knowledge leaders and academics from the field(s) of corporate distress, restructuring and insolvency. The international conference will bestow us with an opportunity to understand the importance and impact of IBC in its totality through multi-disciplinary research papers. In addition, the proposed theme lecture(s) by eminent resource person(s) will set the tone of the conference and the panel discussions will enlighten us with latest insight, knowledge and thought leadership, focusing not only on financial and legal aspects but also on artificial intelligence (AI), ethics, the future of the IBC and more.

Interdisciplinary research that aims to understand the financial, legal, economic, behavioural and management aspects of the IBC are encouraged. A field wise classification of potential research topics under the Indian insolvency and bankruptcy space i.e., in relation to the IBC is listed below. Several studies maybe inter-disciplinary in nature and therefore cannot be isolated to fall under a single field of study and researchers are encouraged to explore the interdisciplinary nature as well. The suggested groupings of proposed studies is as under:


  • Impact of IBC on credit channels and bond markets
  • Sectoral analysis of effectiveness of IBC
  • IBC and economic growth
  • Developing a framework for assessing outcomes of insolvency regimes
  • COVID-19 and its impact on corporate distress and Bankruptcy
  • Early warning of stress in corporate sector
  • Managing Interim Finance
  • Resolvability Assessment Framework
  • Stress in MSME sector and pre-packs
  • Risk assessment of small and micro businesses
  • Role of Asset Reconstruction Companies as resolution applicant
  • NPA v/s default: Co-relation and time lag
  • Avoidance actions to cleanse the business
  • Propensity, retention and attrition scoring
  • Applications of ML/AI, textual analysis and big/alternative data to predict bankruptcy
  • Credit rating and insolvency
  • Information systems, accounting and auditing in predicting financial distress and bankruptcy.
  • Economic benefits from adoption of cross border regime.
  • Impact on credit market
  • Balancing interests of stakeholders under processes under the Code
  • Legislative framework for cross border insolvency: Lessons for India
  • Need for a separate framework for insolvency of real estate companies
  • Comparative analysis of insolvency laws across the globe
  • Group Insolvency
  • Streamlining the processes under the Code
  • Role of mediation in the insolvency process across the jurisdictions
  • Assessing section 29A of the IBC.
  • Evolving jurisprudence on avoidance transactions and personal guarantors and way forward
  • Observing and measuring behavioral change among stakeholders of IBC
  • Technological developments and integration with IBC
  • Development of platform for distressed assets
  • Interaction of IBC and its pillars (IBBI, Information Utilities, Insolvency Professionals, Adjudicating Authority)
  • Effectiveness of IBC’s institutional structures – IBBI, IPs, AA, and IUs
  • Interaction of IBC with other laws (FEMA, SEBI, Arbitration and Conciliation Act)
  • Fairness and equity in corporate processes under the Code
  • Developing a market for distressed assets
  • Corporate disclosures in predicting corporate default and failure
  • Promoting entrepreneurship
  • Climate change and credit risk
  • International conflict/geopolitics and credit risk