Call For PapersLaw School News

Journal of Indian Law and Society (formerly the Indian Juridical Review) is a peer reviewed journal [ISSN: 2277-5552,  eISSN: 2393-848X] based at the National University of Juridical Sciences, Kolkata.

Published bi-annually, it is the flagship journal of the Student Juridical Association. Our printing and distributing partner is the Eastern Book Company Group, one of India’s most prominent law publishers.

It was founded with the objective of creating an inter-disciplinary forum to analyse legal issues through the prism of other social sciences. Breaking the barriers of compartmentalised legal discussions, the Journal encourages cross-disciplinary approaches for a better understanding of law and legal systems within India. Thus, it aims to contribute significantly to the fields of both social sciences and law and especially the sociology of law.

The journal invites original submissions by students or academicians/ professionals,  which will be evaluated by independent referees on the basis of their quality of inter-disciplinary research and contribution to reshaping legal views from a law and society perspective.

Nature of Submissions

Single authorship and co-authorship (to the extent of 2 authors; but not wrt book reviews or case comments) are allowed by the Journal. Author/s may submit papers based on either of the following categories:

  • Articles (8000-10000 words, inclusive of footnotes)
  • Book Reviews (2000-2500 words, inclusive of footnotes)
  • Notes (5000-8000 words, inclusive of footnotes)
  • Essays (3000-5000 words, inclusive of footnotes)
  • Case Comments (2000-3000 words, inclusive of footnotes)
  • Legislative Briefs (2000 – 3000 words, inclusive of footnotes)
Style Guidelines

Form of Submission: Submissions must be in electronic form. All submissions must be word-processed, single-spaced in Garamond, font size 12 and justified. The prescribed word limits are inclusive of footnotes. However we do not emphasise on strict compliance with the word count.

Abstract: All submissions must contain an abstract of not more than 250 words describing the relevant conclusions drawn in the paper. There is no requirement of prior submission of the abstract.

Citations: Only footnotes may be used as the form of citations. End notes shall not be accepted. All footnotes must be in Garamond, size 10, single-spacing and justified. The citation standard to be followed is the NUJS Law Review Citation (that can be accessed here) or the Standard Indian Legal Citation (that can be accessed here).

Cover letter: All submissions must entail a cover letter detailing:

Name of the author(s);

Contact details (email ID, address, and mobile number);

Details of the Institution;

Academic qualifications or the details of the current course being pursued.

Submission Procedure and Deadline

All submissions (in doc. or docx format) must be made in electronic form before 30th January, 2019; 12:00 midnight to jils@nujs.edu

Contact

For further queries, contact us at jils@nujs.edu.

To read the Archives of the Journal, refer SCC Online

Case BriefsHigh Courts

Calcutta High Court: A Single judge bench comprising of Protik Prakash Banerjee, J. while hearing a civil writ petition filed by students of an online course offered by the respondent NUJS, stayed its circular retrospectively canceling online courses offered in association with private parties.

The Court was prima facie of the opinion that such a course of action affecting vital rights of students without any prior notice to them and without even offering the refund of fees paid by them, was arbitrary and not suited to a premier institution such as the respondent. Further, it raised questions on involvement of a private party which had tied up with respondent university for offering online courses observing that such a tie-up would necessarily require permission of University Grants Commission and that the reason for the said tie-up was not clear.

In view of the facts on record, it was opined that online courses for which the students had enrolled prior to issuance of impugned circular should have been completed by the respondent and the circular should have been made applicable prospectively.

Accordingly, the appeal was allowed and operation of circular was stayed to the extent of enrolments made before issuance of circular. It was clarified that the stay would continue for a period of two months after re-opening of the court or till further orders. The matter was directed to be placed before Regular Bench within one week of re-opening of the court after long vacations. [Abhisek Panda v. West Bengal National University of Juridical Sciences,2018 SCC OnLine Cal 8137, Order dated 01-11-2018]

Law School NewsOthers

The NUJS Gender and Sexuality Forum was started in 2014, as a response to the Suresh Kumar Koushal v. Naz Foundation, (2014) 1 SCC 1: 2013 SCC OnLine SC 1088 judgment of the Supreme Court. Conceived to create an inclusive space in our University, the Forum was created with the vision that one day all students of NUJS would become a part of it.

This year, with the help of many, the Forum inaugurated The Diversity Project, a platform aimed at providing a space for subdued voices to be heard, and to encourage dialogue about power dynamics that affect inclusivity within and outside the campus. This online platform was created to provide a space to openly talk about a broad range of issues, including sexuality, class, and gender norms, by allowing personal accounts of these experiences.

Today, the blog offers an option to submit anonymously which ensures that authors do not feel pressurised to maintain a politically correct stance while writing. This was designed to prevent censorship which led to authors losing the essence of what they wanted to say, or worse, be afraid to say anything at all owing to the social repercussions that follow. While allowing anonymous submissions, the curators make sure that no hate speech or defamatory matter is published, thus ensuring that the critiques are not vindictive.

Since its genesis, the blog has received many submissions from people within and outside the campus, wanting to express their dissatisfaction with the status quo in law schools and the gendered power structures within it or commenting on general issues that plague campuses across the country.

The blog has become a safe space where a diverse range of opinions, cutting across caste, class and gender barriers have found their voice. Nuances of deeply entrenched misogyny in the context of college campuses have been addressed by a number of articles on the blog – from toxic masculinity in the Boys Hostel, to calling out a friend who has been accused of sexual harassment. This has led to a certain level of introspection among the readers wherein existing behaviours are beginning to be questioned. Other pieces include explorations of sexualities, discussions on class-based divides, and patriarchy in the Girls Hostel.

Apart from the personalised narratives, the blog also offers legal articles on a variety of topics including international and domestic law.

If you want to write about your experiences in law school, whether positive or otherwise, then please do write to us at genderandsexualityforum@gmail.com . In case you’d like it to be an anonymous post, please upload your file here. Although you will be required to fill an email id and username, Dropbox DOES NOT verify it, and therefore, inaccurate information may be filled.

It is as diverse as it names itself to be, so do write to us about your experiences!

Others

Reported by Apoorv Agarwal

Outlawed and Invicta are back! The biggest fests in the sporting arena and cultural activities in the legal fraternity are to be held between February 6th-8th, 2015. The fest is best known for its large turn out in the sporting arena with contingents of sizes as large as 80-90 turning up. The band performances have included Agnee, Advaita, Junkyard Groove, Fire on Dawson, Raghu Dixit Project, Indus Creed, Dualist Inquiry and Pentagram. With a turnout of about 600-800 students across the nation this event should not be missed.  In addition to the events the beauty lies in the weather and serenity that lies in the city of Kolkata  For more, click here 

outlawed