International Research Conference on Insolvency & Bankruptcy

30th April, 2022 (Saturday) & 1st May, 2022 (Sunday)

Broad category of Topics for Research Papers

  • Impact of IBC on credit channels and bond markets
  • Sectoral analysis of effectiveness of IBC
  • IBC and economic growth
  • Assessing outcomes and impact of the IBC
  • Developing a framework for assessing outcomes of insolvency regimes
  • Insolvency law during COVID-19
  • Early warning of stress in a corporate
  • Managing Interim Finance
  • MSME Stress and efficacy of Pre-packs
  • Resolvability Assessment Framework
  • Stress in MSME Sector and Prepacks
  • Dealing with Interim Finance
  • Role of Asset Reconstruction Companies as resolution applicant
  • NPA v/s default: Corelation and time lag
  • Balancing interests of stakeholders under processes under the Code
  • Operationalisation of Part III of the IBC: Issues and Challenges
  • Legislative framework for cross border insolvency: Lessons for India
  • Pre-packaged insolvency resolution: Learnings for India
  • Comparative analysis of insolvency laws across the globe
  • Group Insolvency
  • Streamlining the processes under the Code
  • Valuations for insolvency and bankruptcy
  • Streamlining voluntary liquidation processes
  • Role of mediation in the insolvency process across the jurisdictions
  • Assessing Section 29A of the IBC
  • Code of conduct for the committee of creditors
  • 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
  • Interaction of IBC and its pillars (IBBI, Information Utilities, Insolvency Professionals,Adjudicating Authority)