Latest issue of ‘The Indian Journal of International Economic Law’ is now out

CONTENTS

ASEAN Trade in Goods Agreement (ATIGA) and Its Implementation

Huala Adolf ……………………………………………………………………………………………… 1

 

A Comment on the Interface of Harmful Tax Practices, Human Rights and WTO Law, in Light of the Panama Papers Scandal and Argentina-Financial Services Case

Nishara Mendis ……………………………………………………………………………………… 20

 

TRIPs and Plant Variety Protection in India: Complicating the Globalisation Debate

Rashmi Venkatesan ………………………………………………………………………………… 45

 

Legal Instruments of Political and Economic Competition: TPP T&A and Automotive ROOs

Raj Bhala ……………………………………………………………………………………………….. 64

 

 

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