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Home / Campus Buzz / Conferences & Seminars / LatestLaws.com Partner Event: 46th Global Legal ConfEx and Law Tech Exhibition, 21st February 2019, Singapore. Register Now!!

LatestLaws.com Partner Event: 46th Global Legal ConfEx and Law Tech Exhibition, 21st February 2019, Singapore. Register Now!!

January 18,2019:

Global Legal ConfEx and Law Tech Exhibition aims to bring together 300+ In-house Counsel, Law Firm Partners, Law Tech Professionals, Tech Vendors and Selected Service Providers.

Each lawyer participant attends the event because he/she has some operational challenges to resolve such as: Litigation, IP, Technology, Software, GDPR, AI, E-Discovery, Risk, Security, Compliance, Outsourcing (This list of challenges is only indicative, not exhaustive).

In order to find the solutions, they not only need the learning & education but also the meetings with right service providers.

LatestLaws.com is Proud Official Media Partner for the Event.

What is in the Agenda:

  • Keynote Address
  • Panel Discussions
  • Case Study Presentations
  • Exhibitions
  • Awards Ceremony
  • Private Luncheon
  • Tea and Lunch Breaks
  • Evening Cocktail
  • Informal Networking with Exhibitors
  • One-on-One Meetings
  • Speakers Felicitation
  • Speakers Breakfast Meeting

To Participate, Click Here

To Know About Speakers at the Event, Click Here

To Visit Official Website, Click Here

Agenda Detail (From 07:00 AM to 06:30 PM Singapore Standard Time) 

07:00 AM – Onwards
Conference Registration
Informal Networking | 07:30 AM – 08:30 AM

  • Speakers Breakfast Meeting
  • Exclusive One-on-One Business Introductions
  • Informal Networking with Exhibitors
Opening Keynote Address | 08:30 AM – 10:00 AM
 Opening Keynote Address 1 | 08:30 AM – 09:15 AM 

Practical Legal/IP Risk, Security & Compliance Management Strategies for the Busy In-House Counsels & Law Firm Partners

  • The Impact of Online Dispute Resolution (ODR) Technology in the Asia & Singapore
  • Legal World and Cybersecurity: How Can Lawyers Keep Their Client Data Confidential?
  • ‘Persist & prevail’: How to Confront Corruption?
  • Is Investigation Swift and Punishment Decisive and Fair?

 

Opening Keynote Address 2 | 09:15 AM – 10:00 AM 

Tech Disruption & Relevancy for Lawyers

  • Disruptive Technology: Rise of the Legal Startups
  • Who Are the Real Winners in The Legal Industry’s Tech Disruption?
  • Legal Transformation Requires More Than Tech
  • What Are the Future Implications for The Legal Industry?
Informal Networking | 10:00 AM – 10:30 AM 

  • Networking Tea Break
  • Exclusive One-on-One Business Introductions
  • Informal Networking with Exhibitors
Hall A  Hall B 
10:30 AM – 11:10 AM | Leadership Learning Lab

Blockchain’s Role in the Future of Legal & IP Industry

Blockchain could have a significant role to play in the Legal & IP (Intellectual Property) industry – if the industry can find a means to adopt the technology in the short and medium term. Panelists will aim to cover:

  • How Blockchain is revolutionizing the Global Legal ecosystem?
  • Why will Blockchain transform the global economy?
  • Why Blockchain challenges conventional thinking about Legal & Intellectual Property (IP)?
  • Singapore Rise as an Epicenter for Blockchain Innovation
  • Could Blockchain Disrupt How We Protect Our Intellectual Property?
  • Blockchain and its application in the field of Legal & IP Industry
10:30 AM – 11:10 AM | Leadership Learning Lab

How GDPR (General Data Protection Regulation) Bring Obligations As Well As Opportunities?

The General Data Protection Regulation (GDPR) takes effect in May 2018, yet businesses remain largely unprepared. Given that GDPR is designed to protect EU residents’ data, regardless of where that data is collected, stored or processed, many non-EU companies will be subject to GDPR and need to understand their risk of exposure, and how they can mitigate that risk through evolving best data protection practice. Panelists will aim to cover:

  • GDPR: What is It and How Does it Impact My Business?
  • Who is affected? Some definitions
  • How does the GDPR help reduce costs?
  • Main obligations
  • Consequences of non-compliance
  • How Ongoing Staff Awareness Can Support Compliance
  • How much will the change in GDPR affect IP law?
11:10 AM – 11:30 AM | Exclusive Case Study Presentation

Legal. IP. GDPR. Compliance. AI. Law Technology.

11:10 AM – 11:30 AM | Exclusive Case Study Presentation

Legal. IP. GDPR. Compliance. AI. Law Technology.

11:30 AM – 12:10 PM | Leadership Learning Lab

Mediation and Arbitration: Who Should be Doing What

Mediation is no longer a child and is now more like a teenager in the dispute resolution world. As with any teenager, relationships matter. Mediation’s relationship with other form of dispute resolution is now increasingly important.

  • Can mediation be effectively used in connection with arbitration? If so, at what stage?
  • How effective is mediation generally? In what circumstances or jurisdictions is it most effective?
  • Should companies include mediation clauses in their standard commercial contracts?
  • Is there a particular format best used for incorporating mediation into a dispute resolution clause?
  • Mediation: What In-House Counsels expects
  • Advantages/disadvantages of arbitration over the courts
11:30 AM – 12:10 PM | Leadership Learning Lab

eDiscovery Is Not Just for Litigation Anymore

These days, eDiscovery also plays an important part in conducting investigations to meet compliance, due diligence or regulatory enforcement requirements. In this session, the panelists will share experiences and provide examples of the use of eDiscovery technology and best practices to meet investigative objectives.

  • Common Types of Investigations Involving eDiscovery
  • Similarities and Differences from eDiscovery in Litigations
  • Data Discovery, Data Privacy and Cross-Border Implications
  • Common Mistakes to Avoid
  • Best Practices for Managing eDiscovery in Investigations
12:10 PM – 12:30 PM | Exclusive Case Study Presentation

Legal. IP. GDPR. Compliance. AI. Law Technology.

12:10 PM – 12:30 PM | Exclusive Case Study Presentation

Legal. IP. GDPR. Compliance. AI. Law Technology.

12:30 PM – 01:00 PM

Pre-Scheduled One-on-One Business Meetings

A unique and exclusive benefit to conference delegates is participation in One-on-One Business Meetings. Designed to foster strategic business relationships and valuable business development opportunities, the One-on-One Business Meeting program facilitates pre-scheduled meetings between qualified buyers and vendors/law firms. By using our tech platform, you can schedule your One-to-One Meetings to plan your day and meet who really matters most to you.

These meetings are designed to help clients, peers and/or vendors make valuable business connections that advance their legal services goals.

Informal Networking | 01:00 PM – 02:00 PM

  • Networking Luncheon Break
  • Private Luncheon with Key Participants
  • Informal Networking with Exhibitors
02:00 PM – 02:40 PM | Leadership Learning Lab

Improve Compliance & Reduce Risks across your Contract Management Portfolio

  • How does Contract Lifecycle Management (CLM) system work harder and smarter at identifying the hidden risks in its contracts?
  • How does it ensure that all the contracts that it signs are in compliance with its internal guidelines as well as external regulatory bodies?
  • How to identify, mitigate and manage risks & compliance using Contract Management Platform.
02:00 PM – 02:40 PM | Leadership Learning Lab

How GRC (Governance, Risk Management & Compliance) Helps Prepare Your Journey to GDPR?

  • What is GRC (Governance, Risk Management & Compliance) and why do you need it in GDPR?
  • What is key to a successful GRC implementation?
  • Why GDPR Must Be an Integral Part of Your GRC Framework?
  • The GDPR: Why you need to review your third-party service providers?
  • How GRC Works with Third Party Solution Provider under GDPR?
02:40 PM – 03:20 PM | Leadership Learning Lab

Rise of the Robolawyer – Discussions on the Future of the Lawyers

By 2020 it is estimated that over 100,000 legal roles have a high chance of being automated as a result of the quickening pace of technology, shifting workforce demographics, and the need to offer more value for money causing a tipping point for talent strategies among law firms and corporations. The panelists will explore-

  • Law Firms and Legal Technology: Shaping the Future of Lawyers?
  • Artificial Intelligence in Law Firms: Impact on Firm-Client Relationship?
  • Can I develop the Technology In-house – What do the lawyers say about it?
  • Engaging the New Technology: Does that Create Relevancy with My Clients? How?
02:40 PM – 03:20 PM | Leadership Learning Lab

Intellectual Property (IP) Rights in Today’s Digital Economy- Challenges & Protection

Digital transformation has become one of the main forces of innovation in the current legal economic model, identified as the Creative Economy, creating new Legal & IP rights and new business challenges & opportunities. Panelists will aim to cover:

  • Competition Law Challenges in a Digital Economy
  • Maintenance and management of IP rights
  • Business IP advisory for consistent and global IP strategies
  • IP Legal Compliance
  • Cross-border transaction and intercompany transfers involving IP
  • Administrative & judicial litigation of IP
  • What impact could technology have on the Vendor/Law Firm-client relationship?
Afternoon Keynote Address  03:25 PM – 04:05 PM 

Legal Practice Management Solution – The Secrets of Tech-Innovation for Legal Teams

A complete Legal Practice Management Solution becomes crucial for Legal Teams in order to collaborate, track & control! With Legal Practice Management Solution, you’ll access an easy & complete workspace tailored for Lawyers to:

  • Manage your Corporate Matters
  • Track & follow-up on your Litigation Cases
  • Collaborate on internal Tasks
  • Organize your channel of communication with your Clients or other departments
  • Control your budget allocation & your Capacity
  • Generate your ultimate Reports & KPIs in one click
Informal Networking | 04:05 PM – 04:15 PM 

  • Networking Tea Break
  • Informal Networking with Exhibitors
04:15 PM – 06:15 PM 

Evening Happy Hours & Informal Networking

This ceremony will celebrate the presence of our speakers, key delegates and sponsors who made this event happen with their undaunting support and participation-

  • Awards Ceremony
  • Speakers Felicitation
  • Legal Services/Software Demonstrations
  • Closing Remarks & Evening Cocktail Reception
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