About NGT

The National Green Tribunal has been established on 18.10.2010 under the National Green Tribunal Act 2010 for effective and expeditious disposal of cases relating to environmental protection
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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. More...


 


 


About the Conference 

“A vision is not just a picture of what could be; it is an appeal to our better selves, a call to become something more.”

The objective of this Conference is to mull over numerous critical issues regarding global environmental change and to come up with effectual solutions. Through this Conference we aim to tread a path with a vision towards betterment of global environment as a whole.

The Organizing Committee extends a warm welcome to the Parliamentarians, Chief Justices, Judges, Environmentalists, Scientists, Lawyers, Academicians, executives in the field of environment, students and other international and national delegates from across the globe. The National Green Tribunal in association with United Nations Environment Programme (UNEP), Ministry of Environment, Forest and Climate Change and the Ministry of Water Resources, River Development and Ganga Rejuvenation will be hosting World Conference on Environment at Mavlanker Auditorium, New Delhi on 3rd – 4th November, 2017. All these stakeholders have come in concert to render innovative dimensions to the environmental jurisprudence.
National Green Tribunal is India’s first dedicated environmental court with a wide jurisdiction to deal with not only violations of environmental laws, but also to provide for compensation, relief and restoration of the ecology in accordance with the statutory principles stated under Section 20 of the National Green Tribunal Act, 2010 which are ‘Polluter Pays’ Principle ‘Precautionary Principle’ and Sustainable Development. The Tribunal's dedicated jurisdiction in the field of environment has provided expeditious justice. It has disposed of nearly 82% of the instituted cases within the year their institution. Thus, achieving the legislative intent expressed in the scheme of the National Green Tribunal Act. The Director of UNEP in the ‘World Conference on Environment-2017 at New Delhi had gone on record to say that the National Green Tribunal of India is the lead Tribunal on environment in the world. More...