Call For PapersLaw School News

Indian Journal of Intellectual Property Law (IJIPLis now accepting submissions for its upcoming Volume X. The Indian Journal of Intellectual Property Law (IJIPL) is the flagship intellectual property law journal of NALSAR University of Law, Hyderabad. The IJIPL is India’s first student run journal that is wholly devoted to the study of intellectual property. Published annually, it is the combined endeavour of NALSAR University of Law, Hyderabad and the N.C. Banerjee Centre for Intellectual Property Law to address contemporary issues in the field of intellectual property law. In an endeavour to promote diverse and quality scholarship, authors are encouraged to explore contemporary theoretical and legal controversies relating to intellectual property law and policy. However, fresh and interesting perspectives on IP policy as well as interdisciplinary perspectives on the subject are also welcome. The Journal is presently soliciting submissions for its 10th Volume, to be released tentatively in April 2019. Undergraduate students, post-graduate students, practitioners, faculty and other academicians are invited to contribute to the journal in the form of essays, articles, notes and comments. Guidelines for the submissions are provided below. The last date for submission of papers is 1st October, 2018.
NATURE OF CONTRIBUTIONS:
1. Articles: An article must comprehensively analyse the issue that the author seeks to highlight. It must contain a rigorous study of the status quo or a contemporary issue. It must either indicate the lacunae therein or, attempt to suggest possible changes which can address the said lacunae or alternatively holistically and critically assess the status quo. An article should be between 5,000 to 7,000 words.
2. Essays: An essay is more adventurous as it challenges existing paradigms/norms and provides a fresh outlook to common problems. It is strongly recommended that essays be considerably more concise than articles, in terms of scope and conceptualization. An essay must thus ideally be between 3,000 to 5,000 words.
3. Notes: A note is a relatively concise form of an argument advanced by the author. The focus of a note should be on a relatively recent debate or controversy regarding the interpretation or implementation of the law. Notes should primarily highlight and address contemporary issues, which the author seeks to provide a solution for. The word limit for a note is 2,500 words.
4.Comments: A comment allows the author to critique any recent/landmark judicial pronouncement, legislation or a pending bill. The word limit for a comment is 3,500 words.
5.Book/Article reviews: A critical review may be undertaken of a book or article related to intellectual property law. The word limit for a review is 1500-3000 words.
The abovementioned word limits are exclusive of footnotes.
SUBMISSION GUIDELINES
a. Format: The citation format to be used is The Bluebook (20th Edn.). In keeping with the same, speaking footnotes are discouraged. The body of the manuscript should be in Times New Roman, size 12 and 1.5 spacing. The footnotes should be in Times New Roman, size 10 and single spacing. 
b. Abstract: Every submission should be accompanied by an abstract of not more than 350 words describing the relevant conclusions drawn in the manuscript. Please note that there is no requirement of prior submission of abstract as the selection of the paper for publication shall be on the full manuscript. The abstract must be included within the content of the submission and will thus form a part of the content of the manuscript.
c.Biographical Information of the Author(s): A separate document with the biographical information of the author(s) must also be attached including the following details: Name, E-mail address, Postal Address, Name and Address of Institution, Course (if applicable), Academic Year.
There must be no mark of identification of the author, within the text of the submission.
GROUNDS FOR DISQUALIFICATION IN THE FIRST INSTANCE
The submissions will be subject to a plagiarism check as the first stage of evaluation. Any submission found to be not original or found plagiarized from another source, stands rejected in the first instance. Plagiarism can occur in respect to all types of sources and all media.
SUBMISSIONS
The Journal endeavours to promote originality and respects the rights of authors. The Submissions must be in accordance with the Submissions Guidelines and Editorial Policy. Please write in to us with your submission upon which we shall provide you with a copy of the indemnity and waiver forms which must be duly filled in and sent back. Each submission must be the original work of its authors. A form providing incorrect or false information will render the submission rejected from consideration. Authors are therefore requested to ensure there are no intellectual property violations in their work. Submissions are to be mailed to ijipl@nalsar.ac.in as a .doc or .docx file only. The subject line must read ‘Submission for Vol. 10‘. Queries may be directed to the same ID, with ‘Query’ in the subject line.
We look forward to receiving your submissions.
Call For PapersLaw School News

The NLIU Media Law e-Journal is now accepting submissions for its 2nd Volume to be published in 2019. Submissions for scholarly, original and unpublished written works from people across the legal profession – students, academicians and practitioners – are invited, to be published in the Journal.

ABOUT THE JOURNAL: The NLIU Media Law e-Journal is the flagship annual and peer-reviewed journal of the Cell for Studies in Media and Law (CSML), published under the aegis of National Law Institute University (NLIU), Bhopal. The primary aim of the Journal is to publish high-quality cutting-edge scholarship in the field of Media, Entertainment and Information Technology Laws. The previous volume of journal covered several vital issues ranging from Cyber-Terrorism, CCTV Surveillance of Court rooms to the problem of Fake news in contemporary media

THEMES: Submissions must focus on aspects of law which impinge on and shape modern media practices – from regulation and ownership, to libel law and constitutional aspects of broadcasting such as free speech and privacy, obscenity laws, international media law and telecommunications policy. However, we have broad mandate and articles focusing on contemporary issues involving Media, Entertainment and Information Technology are also welcome.

CATEGORIES FOR SUBMISSION

The submissions must be made only under the following categories:

1. Long Articles (3500-5000 words*): The article must be a comprehensive and in-depth analysis of a contemporary issue and should include reference to a range of sources and contributions in the form of alternatives and suggestions.

2. Short Articles (2000-3500 words*): The article must deal with a specific issue and must contain arguments for or/and against the existing set up.

3. Case Comments (1500-3500 words*): The comment must be an analysis of a recent judgment, bringing out its relevance in light of the development of Media, Entertainment or Information Technology law, views expressed in the judgment and the opinion(s) of the author.

4. Other Submissions (1500-3000 words*): These reviews must be a crisp account of either a recently published book or analysis of existing legislation or proposed bills and their implications. Authors may also contribute in form of short response to previous publications.

*The word limit is inclusive of footnotes. Kindly adhere strictly to the word limit prescribed.

GUIDELINES FOR SUBMISSION

All original submissions must be accompanied by an abstract not exceeding 300 words. The abstract must expressly include the novelty and usefulness of the idea that the author wishes to put forth and must categorically mention the specific contribution of the article beyond the existing available literature.

The body of the manuscript should have a Margin of 1’’ from all sides and should be in Times New Roman, Font Size 12 and in 1.5-line spacing. The footnotes should be in Times New Roman, Font Size 10 and in single line spacing. No endnotes or speaking/descriptive footnotes are allowed. The citations must conform to The Bluebook Style of Citation, 20th edition.

The title should be bold, Underlined, in Capitals, Size 16 and Center Aligned, while Headings should be Bold, in Capitals, Size 14, and Left Aligned.

Co-Authorship to a maximum of two members is allowed. However, co-authorship is not allowed in the category of “case-comments” or “other submissions”. Please note that only one submission per author or a team of co-authors is permissible. In case of more than one submission, only the one received first would be considered for review.

SUBMISSION PROCESS: Authors are requested to mail their submissions to medialawjournal.nliu@gmail.com

Kindly send your manuscript in MS Word (.doc or .docx) format. The subject of the e-mail should be “Submission for Volume 2 – <Title of the manuscript>”.

The submission should be accompanied by a Covering Letter in the body of the mail which must include the following details:

• Name of Author(s)

• Contact Details– Address and Mobile No.

• Name and Address of Institution (if any)

• Course currently being pursued/Academic Qualifications

No biographical information of the author(s) should be included in the text of manuscript, file name or document properties.

SUBMISSION DEADLINE: The last date for submission of the manuscripts shall be October 15, 2018, Monday (before 11:59 pm).

CONTACT DETAILS: In case of any queries kindly drop an email at medialawjournal.nliu@gmail.com or contact:

* Meenakshi K.K., +91 88674 87043

* Shubhi Bhandari, +91 95983 65223

National Law Institute University, Kerwa Dam Road, Bhopal- 462044, India.

Call For PapersLaw School News

The Indian Journal of Constitutional Law (IJCL), a flagship journal of NALSAR University of Law is now accepting submissions for its 9th Volume, to be published in 2019. The journal functions under the aegis of the MK Nambyar SAARCLAW Chair in Comparative Constitutional Studies and the Constitutional Law Society at NALSAR. The annually published and peer reviewed journal seeks to promote scholarship on core and comparative constitutional law issues.

IJCL aims at providing a source of qualitative and well-researched jurisprudence to constitutional lawyers, academicians, and students, while simultaneously encouraging contributions from all these quarters. In the forthcoming Volume, IJCL seeks to strike a balance between legal realities and academic ideals in its published pieces.
Submissions which address contemporary issues in Constitutional Law or view the subject matter from a comparative constitutional law perspective are strongly encouraged and shall be preferred. All submissions must be original, previously unpublished and should not be under consideration for publication elsewhere. We seek contributions in the form of articles, essays, comments, and reviews of recently published books besides other forms of scholarly writing. All submissions must adhere to the submission guidelines. To be considered for the next issue of the journal (2019), we expect the submissions to reach us before September 15, 2018.

SUBMISSION GUIDELINES

I. Contributions are solicited under the following heads:

1. Articles – 6,000-8,000 words

Articles should contain sustained analysis on legal topics. They may be either doctrinal or theoretical (or both) and must comprehensively deal with all relevant literature on the chosen subject to formulate well-reasoned positions. An Article is therefore ordinarily conservative in its method of analysis.

2. Essays – 4,000-6000 words

Essays, in comparison with Articles, are usually more adventurous in their method, and seek to challenge existing legal paradigms or innovatively address well known problems. It is strongly recommended that essays be considerably more concise, in terms of scope and conceptualization. Fresh approaches to decided issues are encouraged.

3. Case comments – 3,000-4,000 words

Should be study of any contemporary judicial pronouncement (Indian or foreign) and must contain its analysis, the context in which the particular judgment has been delivered, its contribution to existing law and must necessarily comment on the judicial process involved. Critical, comparative pieces dealing with similar issues across jurisdictions are encouraged.

4. Legislative comments – 3,000-3,500 words

This entails a critical analysis of any existing Indian Legislation or proposed Bills and their constitutional implications. The analysis is expected to be original and technical in nature with specific regard to the constitutional provisions.

5. Other submissions – 1,500-3,000 words

Other pieces that do not specifically fall into any of the aforementioned sections will also be considered. The Board specifically solicits Book Reviews, short responses to previous publications and notes on an author’s practical experiences in constitutional litigation, judgment deliberation, legislative drafting, etc.

All word limits are exclusive of footnotes.

II. The contributions should adhere to the following specifications:

1. Citation Format: All submissions must conform to the Standard Indian Legal Citation system. (The same can be accessed at http://www.silcmanual.org/register.html) Speaking footnotes are not discouraged. A submission that is either insufficiently cited or is seen as not adhering to the citation format will be deemed as rejected.

2. Abstract: Every submission must be accompanied by an abstract, of not more than 350 words, that outlines the area of study and any important conclusions that may be drawn by the author(s).

3. Joint Contributions: Collaborative articles and essays by up to two authors shall also be considered.

4. Authors: Authors may submit their designations, current institutional affiliations, email and postal addresses and other such relevant details. Such details shall be mailed in a separate document and must not appear anywhere in the manuscript or the abstract.

III. Submission of Contributions: Submissions should contain the manuscript, abstract and authors’ details in three separate documents. All documents must be in Microsoft Word’s .doc or .docx format only. Submissions must only be in the form of electronic copies. Your submissions will be acknowledged within 48 hours and subject to a thorough review process by the peer review group. In case the submission is accepted, the board shall inform the authors of the reviewer’s comments and the authors will be afforded reasonable time to submit a revised drafts keeping in mind the reviewer’s comments. All submissions and other related queries are to be sent to ijcl@nalsar.ac.in

IV. Deadline: To be considered for the next issue of the journal (2019), we expect the submissions to reach us before September 15, 2018.

V. Contact: The Indian Journal of Constitutional Law

NALSAR University of Law, Hyderabad

Justice City, Shameerpet, Ranga Reddy District, Hyderabad – 500 101

Phone: Siddharth Aiyanna- 9845327546

Rithvik Mathur – 9538820333

Upasana P – 8978612495

Email: ijcl@nalsar.ac.in

All rights are reserved with the management of the Journal.

Call For PapersLaw School News

About the Conference: The Centre for Corporate Governance [hereinafter “CCG”] alongside the Journal on Corporate Law and Governance [hereinafter “JCLG”] of National Law University Jodhpur is organizing a National Conference on Corporate Law and Governance [hereinafter “Conference”]. This Conference will be organized from 15th September, 2018 to 16th September, 2018 in collaboration with the National Foundation for Corporate Governance, a division of the Ministry of Corporate Affairs (MCA).

The Conference seeks to analyze and understand the nature of the current state of affairs of Corporate Governance in India. Further, it is an extended effort to provide a national and international forum for debate on the comparative, analytical aspects and issues surrounding Corporate Governance in India.

Structure of the Conference: The Conference shall feature panel discussions and speeches by eminent practitioners, academicians, policy makers and business executives in corporate law. Each panel discussion will be followed by an interactive session with the participants of the conference. In addition to this, paper presentations will also be held at the Conference.

Theme: The main theme of the Conference is ‘The Changing Regime in Indian Corporate Governance’.

Sub-Themes:

1. Resolving cross-border insolvency.

2. Loopholes in the auditing process in the wake of the aftermath of the Satyam Fiasco.

3. Implications of the Kotak Committee Report on Corporate Governance in India.

4. Resolution of Stressed assets: Is RBI taking the right steps to address the ever increasing problem of stressed assets in India?

5. Effect of the Insolvency & Bankruptcy Code: Resolution over Liquidation & working of the Insolvency & Bankruptcy Code and emerging trends.

6. Role of Corporate Governance in addressing the issue of growing Non Performing Assets.

7. Emerging trends in Mergers & Acquisitions in India.

8. Analysing the Insider Trading Regulations, 2015 in light of SEBI expanding the scope of “connected persons”.

The above areas of law and sub-themes are indicative in nature. The participants are free to choose an inter-disciplinary topic involving one or more of the above areas of law or sub-themes, provided that it fits within the broad theme of the Conference.

Important Dates

* Deadline for Registration (for both, participants as well as paper presenters): August 17, 2018.

* Deadline for Submission of papers: August 26, 2018.

Eligibility: The Centre invites academicians, practitioners and students of law pursuing their LL.B. (Hons.)/ LL.B./ LL.M. from any recognized university to register as a participant or to submit research papers for paper presentations to be held at the conference.

Guidelines for Registration (for both, participants as well as paper presenters)

* Any eligible academician, practitioner and student of law can register to be a participant of the conference.

* Interested participants are requested to send a fully filled Registration form to journal.governance@gmail.com with the subject as “[Name of the Applicant] –Registration for Conference.”

* The University will provide accommodation to every participant of the Conference.

Guidelines for Paper Presentations

Apart from participation in the Conference, we also welcome submissions from students, academicians, researchers and legal practitioners on any of the themes mentioned above.

* The Conference shall have paper presentations (including articles, notes and comments) that shall be selected after a blind review procedure to be conducted by the Editorial Board of the JCLG.

* The presenters will present their papers before a panel of experts who shall adjudge the paper presentations.

* The participants may adopt any suitable means for presenting the papers including audio-visual aids, PowerPoint presentations etc.

* Authors whose papers are selected for presentation in the Conference shall be required to pay an amount of INR 1000 for single author entries and INR 1500 for co-authored entries. [Also refer to the section “Registration Fee and Details” below for further details]

* The University will provide accommodation to all the authors who are selected to present their papers at the Conference.

Submission Guidelines: Please note that the submissions must conform to the following requirements:

* Authors are requested to send an electronic version of their manuscripts in .doc or .docx format to journal.governance@gmail.com with the subject as “Submission- [Name of Author] – Submission for Conference.”

* The acceptable length of Articles is between 5000-8000 words, and of Notes and Comments is between 3000-5000 words, including footnotes.

* All submissions must include an abstract of not more than 300 words, explaining the main idea, objective of the article and the conclusions drawn from it.

* The Article should be in Garamond, font size 13, 1.5 line Spacing and 1 inch margins on each side. Footnotes should be in font size 10 and with single line spacing.

* The authors should conform to the Harvard Bluebook (20th edition) system of citation. The relevant sources should be duly acknowledged through footnotes.

* Authors should provide their contact details, designation and institutional affiliation only in the covering letter for the submission. The authors are to refrain from mentioning their details in the submission itself considering the evaluation of the submission is subject to a blind review. Each submission may have up to two authors.

* The submission must be the original work of the authors. Any form of plagiarism will lead to direct rejection.

* Authors of the shortlisted submissions will be intimated regarding the review process.

* The decision of the Editorial Board in this regard shall be final.

Awards

* All participants will be issued a Certificate of Participation by the Centre for Corporate Governance, NLU Jodhpur.

* The paper presenters at the Conference will be issued a Certificate of Participation and a Certificate of Presentation of Research Paper by the Centre for Corporate Governance, NLU Jodhpur.

* Three best research papers will stand a chance of getting their research paper published in the upcoming issue of the Journal on Corporate Law and Governance subject to editorial review of the Editorial Board.

* The three best presenters will also be awarded exciting cash prices. Details will follow soon.

Registration Fee and Details: The registration fee, including the accommodation, is as follows:

Students:

* For Paper Presenters (whose papers are selected): INR 1000 (single author entries) and INR 1500 (co-authored entries)

* For Participants: INR 1200 per head

Professionals:

* For Paper Presenters (whose papers are selected): INR 1000 (single author entries) and INR 1500 (co-authored entries)

* For Participants: INR 2400 per head

The registration fee may be deposited through online fee deposit link (only) available on the National Law University- Jodhpur website. The following is the link to the website- http://www.nlujodhpur.ac.in/index-main.php. For the ‘Payment Category’ option, click on ‘Other Payments’ and then proceed further. It is mandatory for all participants to mention “NLUJ-NFCG Conference on Corporate Law and Governance’ as ‘Purpose of Payment’.

All participants (including both, delegates as well as paper presenters) are directed to send the .pdf file of the receipt upon payment to journal.governance@gmail.com along with the completed registration form.

Contact Information

1. Adithyan Sreekumar, Editor-in-Chief, JCLG: +91-7073856161 | adithyan15@gmail.com

2. Anushka Kadiresan, Senior Content Editor, JCLG: +91-9602509059 | anushka.kadiresan@gmail.com

3. Nupur Sharon Nag, Managing Editor, JCLG: +91-9928036354 | nupurnag28@gmail.com

Important Links

Guidelines: Click here

Facebook Page: Click here

Registration Form: Click here

Call For PapersLaw School News

About: Bharati Law Review (BLR) is a quarterly double-blind peer reviewed academic journal, published and print. It focuses on issues related to Administrative Law, Civil Procedure Law, Criminal Law, Criminal Procedure Law, Domestic Law, Economic Law, Environmental Law, Intellectual Property Law, Private International Law, Public International Law, Media Law, E-commerce, Banking, Insurance, Information Technology, Computer Science, Cyber Security, and emerging trends in allied subjects.

The Journal is currently soliciting submissions for Volume VII Issue 1 (July-September) 2018. We welcome submissions from academicians, practitioners, students, researchers and experts from within the legal community. We have a strong preference for articles that assert and defend a well-reasoned position.

Call for Papers: Bharati Law Review ISSN 2278-6996 is a quarterly double blind peer reviewed journal. We look forward to submissions from members of the Bar, Bench and the academia. Submissions can be in the form of long articles, short articles, case comments, legislative notes and book reviews.

Special Issue: Volume VII Issue I

The editorial board has decided that the main theme of the FIRST issue of Volume VII shall be “Juvenile Justice and Care”. The Juvenile Justice Care and Protection of children Act, 2015 has been enacted and implemented across the country (except J&K). It is a comprehensive legislation dealing with children of two categories: Children in conflict with law and Children in need of care and protection. Considering all these gaps, this Act has been enacted with an objective to provide proper care and protection, development, treatment and social reintegration of children through the provision of child friendly approach keeping the best interest of children.

Sub-Themes:

  • Juvenile Justice System in India: Need for systemic changes
  • Recent trends in Juvenile Justice System
  • Juvenile Justice (Care and Protection of Children) Act, 2015
  • Juvenile Justice and the Convention on the Rights of Child
  • Juvenile Justice: Constitutional Perspective
  • Juvenile Justice System in Common Law Countries
  • Right to Education and Juvenile Justice
  • Adoption under Juvenile Justice System
  • Terrorism, Technology and Juvenile
  • Juvenile Justice and child abuse

Nature of Contributions

Articles: An article must conduct a complete analysis of the area of law, which the author seeks to highlight. It must contain a comprehensive study of the existing law, indicating the lacunae therein, and must contain an attempt to suggest possible changes which can address the said lacunae. An article should be between 4,000-5,000 words.

Essay : An essay is more adventurous as it challenges challenging existing paradigms/norms and provides a fresh outlook to common problems. It is strongly recommended that essays be considerably more concise than articles, in terms of scope and conceptualization. An essay is thus advised to be between 3,000-5,000 words.

Notes: A note is a relatively concise form of an argument advanced by the author. The focus of a note should be on a relatively new debate or controversy regarding the interpretation or implementation in the law. Notes shall primarily highlight contemporary issues, which need to be addressed, and the authors are expected to offer a solution. The maximum word limit for a manuscript in the form of note is 2,500 words.

Comments: A comment is where the author may decide to critique any recent/landmark judicial pronouncement or any recent legislation or bill before the Parliament or State Legislature. The word limit for a comment is 2,500 words.

Submission Guidelines

Word Limit: As has already been indicated, the maximum word limit for articles and essays is 5,000 words (exclusive of footnotes) whereas that for notes and comments is 2,500 words (exclusive of footnotes).Citation Format: The citation format to be used is The Bluebook (19th Edn.). In keeping with the same, speaking footnotes are discouraged.

Abstract: Every submission should be accompanied by an abstract of not more than 350 words describing the relevant conclusions drawn in the manuscript. Please note that there is no requirement of prior submission of abstract as the selection of the paper for publication shall be on the full manuscript. The abstract shall serve merely to help the Editorial Board in its review process.

Biographical Information of Authors: A document with biographical information of the authors must be given in the footnote of Author’s Name including the following details: Post, Email address, Postal Address, Name and Address of Institution, Course (if applicable), Academic Year.

Submission Deadline: The last date for submission of papers is August 15, 2018.

Mode of Submission: Submissions shall be made on or before August 15, 2018 by sending an e-mail at blr@bvpnlcpune.org .

Submissions should be made along with Plagiarism Test Report and complete details of Author(s).

All submissions shall be made in a prescribed sample format.

Plagiarism Policy: For more details click here.

Contact

+91- 9890845670 (Dr. Sapna Deo, Sr. Co-ordinator)

+91- 9028233059 (Anamika Sharma, Student Co-ordinator)

+91- 8806599256 (Prakhar Srivastava, Student Co-ordinator)

Or write an email at blr@bvpnlcpune.org.

Call For PapersLaw School News

About: The Comparative Constitutional Law and Administrative Law Quarterly is an open-access online journal initiated at National Law University, Jodhpur, aiming to foster debate on contemporary issues in comparative constitutional law and administrative law, with a comparative perspective. The first issue of CALQ was published in 2013.

Any debate on the constitutional and administrative law would typically involve aspects of law, politics as well as philosophy. It is this that makes this sphere of law so fascinating, along with the fact that it has the ability to influence the lives of people from all sections of society, in a way few others can. Thus, it is not altogether uncommon to find people who are not necessarily lawyers or policymakers debating a constitutional law topic over a newspaper and a cup of tea, sometimes without even realizing that they are doing so! Constitutions decide how our leaders must conduct themselves and how they can act in the discharge of their functions. Besides this, how much privacy we are entitled to in our daily lives, to what extent we can express what we want to, even who we can marry, are all at their core, constitutional law questions.

It is thus that our journal aims to provide a space where scholars, students as well as legal practitioners can share opinions on constitutional and administrative law themes. We also attempt to share discussions from countries that are not traditionally English speaking, in the English language, so that readers of the journal can benefit from diverse views.  This includes developing countries like our own, where there is a need to promote research and writing so as to be better represented in academic discourse. We are now accepting submissions for Volume 4, Issue 3.

General Guidelines: The Journal attempts to initiate and foster academic dialogue concerning the subject of Administrative Law and Constitutional Law keeping in mind a global perspective.
All submitted manuscripts shall be original. Any form of plagiarism would lead to immediate rejection of the submission.
Submitted manuscripts should not have been published previously.
Once a manuscript has been selected for publication or has been published in the Journal, the author(s) must seek permission from the Editorial Board before publishing it elsewhere.
Such permission may or may not be granted at the discretion of the Editorial Board.
The author(s) must inform the Editorial Board if the manuscript has also been submitted to another journal, website or forum. The Editorial Board must be notified immediately if an offer for publication from another journal, website or forum is accepted by the author(s).
Solicited submissions are guaranteed a right of publication in the Journal subject to quality and content review by the Editorial Board.
In relation to all disputes, the decision of the Editor-in-Chief shall be final.

Specific Guidelines
2.1. Author(s)
1. Each manuscript may have up to two authors.
2. In case of joint authorship, the author from whom a submission is solicited by the Editorial Board shall intimate the Board of the name, credentials and contact details of the intended co-author.

2.2. Citations and References
1. All relevant sources shall be duly acknowledged as footnotes.
2. The text and citation styles shall conform to the rules prescribed in The Bluebook: A Uniform System of Citation (20th Edition).

2.3. Manuscripts
1. Abstract: The manuscript must be accompanied with an abstract of not more than 350 words.
2. Word Limit: Please note that the word limit would be considered excluding the footnotes, except in cases where speaking footnotes are used.
Articles – Not exceeding 6000 (six thousand) words
Notes – Not exceeding 4000 (four thousand) words.
Case Comment – Not exceeding 3000 (three thousand) words.
3. Citations: Citations shall be made in consonance with The Bluebook: A Uniform System of Citation (20th Edition).
4. Formatting specifications: The manuscript must be in Times New Roman, Font Size 12 with 1.5 Line Spacing.
5. Language: The Journal shall follow British English. While authors are required to adhere to the prescribed word limits, departures from the same will be considered on a case-by-case basis.
6. Last date for submission: 11:59 p.m. on 5th September, 2018.

Submission Procedure
1. The Author/s are required to email the manuscript to editorcalq@gmail.com
2. The manuscript may be mailed in ‘.doc’ or ‘.docx’ format.
3. The subject of the mail must clearly mention, for e.g. ‘Submission for CALQ_Volume 4.3’.
4. The mail must be addressed to the ‘Board of Editors’ providing the name of the author/s with the name of the institution affiliated to and the contact details in the body of the mail.
5. A mail confirming the receipt of the manuscript and subsequently its acceptance for publication would be duly conveyed to the author/s through the email id used by the author/s for correspondence.
6. The Journal also accepts submissions on a rolling basis.

Editorial Policy
1. Authors shall be informed of the status of their manuscripts as it passes through each stage of review.
2. The Journal follows a comprehensive double-blind review procedure.
3. The Editorial Board retains complete discretion over the acceptance/rejection of manuscripts. Reasons for rejection will be provided by the Editorial Board if requested by the author(s).
4. The Journal reserves the right to request copies of any resources or authorities cited in the manuscript.

Copyright Notice
Upon offer of publication of a manuscript by the Journal, authors shall communicate to the Editorial Board their acceptance of the following terms and conditions:
1. The work shall become the property of the Journal.
2. Permission for subsequent publication and/or creating derivative works must be obtained from the Editorial Board.

Contact
All correspondence must be via e-mail, and should be addressed to the Managing Editor at editorcalq@gmail.com.
For more information visit www.calq.in

Call For PapersLaw School News

We invite scholarly unpublished papers on various fields of Law, Human Rights and Social Science from students, teachers, scholars and professionals for the Volume-IV, Issue-3, July-September 2018 of the UGC approved journal Lex Revolution ISSN 2394-997X. The Journal welcomes the submission of papers that meet the general criteria of significance and academic brilliance. Authors are requested to emphasize on novel theoretical standard and downtrodden concerns of the mentioned areas against the backdrop of proper objectification of suitable primary materials and documents. The papers must not be published in parts or whole or accepted for publication anywhere else.

The words limit for (inclusive of footnotes):

(a) Article: up to 5000-6000 words,

(b) Short comments: up to 2000 words, c) Book Review: up to 1500 words.

Last Date for Submission: August 15, 2018

For any other details please write to us at editor.lexrevolution@gmail.com mentioning ‘Query’ in the subject line of the mail.

Facebook:  www.facebook.com/LexRevolution

Twitter:  www.twitter.com/LexRevolution

SUBMISSION GUIDELINES: Authors  are  requested  to  strictly  follow  the below-mentioned submission guidelines:

  • Submission must be written in English only.
  • Each submission should be accompanied with an Abstract containing 5 keywords explaining the aims & object of the paper and Name of Author(s), Designation, Institute, Contact details etc..
  • The font shall be in Times New Roman of font size 14 for title or headings & 12 for main text. The footnotes shall be of font size 10. Endnotes are not to be used.
  • Citation Mode – A uniform method of citation is accepted.
  • The file must be in MS Word (*.doc or *.docx) format with spacing of 1.5 on A4 size page, assigning file names of authors and title of the paper respectively.
  • The words limit for (inclusive of footnotes):

(a) Article: up to 5000-6000 words,

(b) Short comments: up to 2000 words,

(c) Book Review: up to 1500 words.

  • Co-authorship will be allowed to a maximum of two authors.
  • If the submission is accepted for publication, authors will have to submit publication fee & a declaration stating his work is original, unpublished and is not been submitted for publication anywhere else.
  • To ensure anonymity in reviewing the papers, title of the paper, name of the author, co-author, designation, address, contact number, and e-mail should appear only on the first page of the paper.
  • All submissions shall be made to ‘editor(dot)lexrevolution(at)gmail.com’ with ‘Submission Article/Comment/Book Review: Title of Paper & Name of Author’ as subject.
  • Editor reserves the right to do the necessary changes required.
  • All submissions will be checked for plagiarism. The authors are strictly expected to acknowledge the references made use of. In any case of violation of copyright the Author himself will be liable.
  • Authors submitting manuscript written in English are requested to check their article using any online free plagiarism checker. We suggest using http://smallseotools.com/plagiarism-checker/ to restrict plagiarism,  for free.
  • All publication related queries shall be addressed to email with specific subject line.

NOTE: Abstract and Paper both should be in single file only. Non-compliance with the above guidelines may lead to rejection.

 

Call For PapersLaw School News

ABOUT THE JOURNAL: The RMLNLU Law Review (hereinafter ‘The Journal’), is the annual student journal published by the Journal Committee of Dr. Ram Manohar Lohiya National Law University, Lucknow. The RMLNLU Law Review runs parallel to the RMLNLU Law Journal on CMET (Communications, Media, Entertainment, and Technology). After the huge success of the eight previous volumes, we are pleased to announce the call for papers for its Volume IX.

CALL FOR PAPERS:  The Journal accepts submissions from law students all over the country and abroad in the form of:

1. Articles

2. Essays

3. Case notes/comments

4. Book Reviews

· The submissions may be on any contemporary legal issue with a prescribed word limit of 4000-5000 words (excluding the abstract and footnotes).

· Each of these entries shall be required to conform to the set of guidelines that follow.

SUBMISSION GUIDELINES

1. The formatting shall be as per the following:

Content:

a. Font – Times New Roman

b. Font size – 12 pts.

c. Line spacing – 1.5

d. Margin – 1” from all sides.

Footnotes:

a. Font – Times New Roman

b. Font size – 10 pts.

c. Line Spacing – 1.0

d. All the sources in the footnotes must be properly cited strictly in accordance with the latest OSCOLA (4th edition) format. No endnotes or speaking footnotes (descriptive footnotes) are allowed.

2. The title should be Bold, Underlined, in Capitals, Size 16, and Center Aligned. The title should have the name(s) of the author(s), their course and college as first footnote(s).

3. Headings should be Bold, in Capitals, Size 14, and left aligned.

4. An abstract of about 250-300 words should be mandatorily included in the same word document as a part of the submission.

5. The submission should be original and non-plagiarised. They should exhibit originality in thought, critical evaluation, and careful interpretations. Submission of a paper shall be taken to imply that it is an unpublished work and is not being considered for publication elsewhere.

6. Co-Authorship to a maximum of two members is allowed. However, co-authorship is not allowed in “book reviews” and “case notes/comments”.

7. The contributions presented to and accepted for publication and the copyrights therein shall be the intellectual property of the Journal Committee, RMLNLU.

HOW TO SUBMIT

1. The submissions may be emailed tolawreview.rmlnlu@gmail.com in Microsoft Word (.doc or .docx) format.

2. The attached submission in the email, i.e., the name of the document must bethe name(s) of the author(s).

3. The subject title for the mail must be ‘Article/ Essay/ Case Comment/ Book Review for Volume IX’.

4. Please note that only one submission per author or a team of co-authors is permissible. In case of more than one submission, only theone received first would be considered for review.

SUBMISSION DEADLINE

·  The deadline for submission of manuscipt is 15 September 2018, before 11:59 pm.

·  The author(s) must send in the cover letter in the body of the mail, which must contain all the relevant biographical details(Name of the author(s), their degrees, Designation, Name of College/University/Institution, Postal Address, Phone Number and E-mail ID). A separate attachment as a cover letter will not be entertained.

In case of any queries, contact:

Email: lawreview.rmlnlu@gmail.com

Shrey Uttam – 9455868474

Anushree Malviya – 8765336618

Ahkam Khan – 7905726123

Call For PapersLaw School News

National Law University and Judicial Academy, Assam is organising an International Conference on Intellectual Property Rights on 18th-19th of August, 2018. Intellectual Property Rights (IPRs) is that field of law which seeks to reward and protect the creation of the intellectual labour and skill of individuals. With the ever-increasing needs of the society, there is a constant requirement of creative thinking to address the needs and wants of mankind.Intellectual Property Rights was hence created with the objective of promoting creativity and to reward the creator with economic and moral achievements. But with the changing environment in industrial and economic sectors, the subject matter of IPR changed from protection of creativity to economic exploitation of the tangible property derived from an intangible idea.

Call for Papers: Original and well researched- research papers, case studies, and survey reports are invited from the academics, practitioners, researchers, scientists, students and other stakeholders working and interested in the field of IPR. Research papers shall be subject to the approval of Editorial Board for inclusion in the seminar proceedings. All research papers shall be subject to the scrutiny of anti-plagiarism software.

Themes

  • Intellectual Property & Technology
  • Harmonization of IP & Anti-Trust laws
  • Innovation Ecosystem & Intellectual Property
  • IP Litigation & Growing Trends in India
  • Plant Genetic Resources and Intellectual Property Rights with special emphasis on North East India

Sub-themes

  • The legal theory of intellectual property rights (‘IPRs’)
  • National IPR Policy
  • Challenges in the extant IPR laws in India
  • Data Privacy and IPRs
  • Artificial Intelligence and IPRs
  • Bio Piracy and IPRs
  • Genetics and IPRs
  • IPR vis-à-vis Traditional Knowledge
  • Cloning and IPRs
  • Evolution of Biotechnology and Patents
  • Copyright Issues in Cyberspace
  • Free Trade Agreement vis-à-vis Bio Drugs
  • IPRs and the challenges of the industry
  • Enforcement of IPRs

The list is suggestive and meritorious contributions on other sub-themes related to IPRs are also invited.

Nature of Submissions

The “International Conference on Intellectual Property Rights” invites original, unsolicited and unpublished articles from all academicians, authors, legal professionals from India and abroad, under the following categories:

  1. Long Articles (6500 -8500 words, including footnotes)
    This category is designed to comprehensively deal with and provide a sustained analysis of a particular legal topic. It must analyze the current position in the field, identify the lacunae therein, along with rendering constructive suggestions.
  2. Short Articles (3500–6000 words, including footnotes)
    Papers in this category must undertake a more comprehensive study of specific topics, providing a new perspective and critical insight into the subject.

How to submit: All submissions are to be made via e-mail as word documents (preferably Microsoft Word 2007 or 2010). Authors can submit their manuscripts at iprconference@nluassam.ac.in

Important Dates

  • Submission of Abstracts: 30th June 2018.
  • Acceptance of Abstracts: 5th July 2018.
  • Final submission: 31st July 2018.
  • Conference Date: 18th – 19th August 2018.

Authors who do not follow these guidelines may have their submission returned to them without being reviewed.

Registration Fee: Participants may register as paper presenters or as delegates.

  • Professional and Academicians: Rs.2000/-
  • Students and Research Scholars: Rs.1000/-
  • Students of NLUJAA: Rs.500/-
  • Delegates: Rs.750/-

Co-authors must register individually. The registration fee includes admission to all technical sessions, conference kit, materials, lunch and high tea during the designated breaks for the duration of the conference.

Awards/Prizes: Every presenter shall get a Certificate of Presentation and Delegates will get a Certificate of Participation. The following shall be the reward scheme for the research work.

3 Best Research Presenters: Cash Prize of Rs. 2000/- for each.

Selected research papers shall be published in the University journal bearing an ISSN number subject to quality, plagiarism and editorial selection.

No TA/DA shall be provided by the university.

Accommodation: Accommodation shall be provided by the university on an additional charge of Rs.1000.

Contact

  • Chief Patron: Prof. (Dr.) J.S.Patil, Hon’ble Vice-Chancellor, NLUJA, Assam.
  • Paritosh Awasthi: Mob: 7002414514, 7755000707; Email: paritosh@nluassam.ac.in
  • Anmol Shrivastava: Mob: 7638829309, 9479530486; Email: shrianmol@nluassam.ac.in

For brochure, click here

 

 
 
Conference/Seminars/LecturesLaw School News

National conference on Human Rights is organized with an aim to bring together academicians, students, human rights activists and other intellectuals on one platform to discuss the various issues concerning human rights and to discuss the measures to curb such issues.

Knowledge Steez has been actively organizing social awareness and legal aid workshops throughout the country and this conference will aim at providing the participants with an option to join us in our campaigns and hence the conference will not merely be limited to on table discussions, rather it will provide various options to implement the discussions on field.

Sub Themes:

·       Human Rights of Women and Children

·       Status of Indigenous People

·       Human Rights of Migrant Workers

·       Human Rights of Aged and Disabled

·       Human Trafficking

·       The Minorities and Human Rights

·       Human Rights violation faced by HIV/ AIDS people

·       Human rights of Sex Workers

·       Role of NGOs in advocacy for Human Rights

·       Constitutional Rights and Safeguards provided to the vulnerable groups in India

·       Legal Aid

·       International Humanitarian Law

·       Refugee Crisis and Gender Justice

·       Human Trafficking and Bride Trafficking

·       Environmental Rights

Kindly note that the above the above list is not inclusive and session proposals on any title related to Human Rights can be submitted.

Submission Guidelines:

·       Word Limit for the Abstract: 400-500 words.

·       It must be typed using MS Word in Times New Roman Font Size 12 on A4 size paper with a margin of 1” on all sides and 1.5 line spacing.

·       Kindly mention the title of the abstract along with details of co-author (if any).

·       Submit soft copy at the email address: ksconference2018@gmail.com

Important Dates:

·       Last Date for submission of Abstract: 30th May 2018

·       Intimation of acceptance: 2-3 days

·       Last Date for submission of full paper: 20th June 2018

·       Conference Date: 24th June 2018

Registration Fee:

·       Participation: Rs. 800

·       Presentation:

·       Students: Rs. 1200

·       Co- Authors (Students): Rs. 2000

·       Research Scholars, Faculty Members and others:  Rs. 1500

·       Co- Authors: Rs. 2500

·       Presentation in absentia: Rs. 1500

For any queries, feel free to drop an email to  ksconference2018@gmail.com .

CONTACT:

Convener:   Dr. Navtika Singh, Ms. Mrinalini Banerjee.

Co-Convener : Mahak Rathee , MOB:  +91-7782044252.

Student Convenors:

·       Ashish Badoni

·       Upasana Singh.

Call For PapersLaw School News

International Journal of Legal Insight (IJLI) (ISSN: 2456-3595) is a blind peer reviewed quarterly publication which focuses on all aspects of Law and a multiple variety of disciplines ranging from Articles, Notes & Comments and Legislative Briefs on contemporary issues related to the fields of economics, social and legal sciences from Students, Research Scholars, Academicians and other Professionals to all other types and forms of academic writings.

IJLI takes pride to announce that we are the first online law journal in India which has been indexed in 13 internationally recognized indexing platforms which let your manuscripts to be indexed and accessed globally. We believe that authors deserve the best output for their hard-work and therefore they must gain the value of their publication that they deserve. IJLI has a high impact factor of 1.6.

IJLI is delighted to announce its upcoming issue, Issue 1 of Volume II which is to be published in April, 2018. Manuscripts should be submitted via e-mail to the Editor-in-Chief of IJLI at editor@ijli.in latest by March 30, 2018.

CONTRIBUTION GUIDELINES

Author(s) may submit under any of the following categories:

1. Articles (4000 to 6000 words) – An article must completely analyse the issue that the author seeks to highlight. We intend to incorporate critical analysis and original assertions on the said issue.

2. Notes (2500 to 4000 words) – A note should include condensed study in the contemporary legal issue. The nature of the writing should preferably include descriptive analysis and informed comments on any new ideas and perspectives.

3. Case Commentaries (1000 to 3000 words) – A Case comment should include interpretation of any landmark judicial pronouncement in any contemporary legal issue.

4. Legislative Briefs (1000 to 2500 words) – A Legislative brief seek to determine the implication of any existing or proposed Indian legislation (both Central/State). One can also focus on any specific section/s or present an overview of the legislation.

All the word limits mentioned above are inclusive of footnotes. Please note that the word limits will be strictly enforced.

Manuscript Guidelines

1. All manuscript must be accompanied by an abstract not exceeding 200 words explaining the aim and object of the manuscript. The abstract should contain a minimum of three keywords arranged alphabetically.

2. The body of the manuscript should be in Times New Roman, Font Size 12 and in 1.5 line spacing.

3. The text should be justified and a margin of 2.54 centimetres shall be left on all sides of the paper.

4. The footnotes should be in Times New Roman, Font Size 10 and in single line spacing. End notes are not to be used.

5. The Harvard Bluebook, 19th edition is the style which is to be strictly adhered to for citations.

6. Submissions must be made in the MS Word (.doc/.docx) format.

7. Co-authorship is permissible up to a maximum of two authors and two separate certificates shall be issued. 8. Submissions must be made via e-mail to Editor-in-Chief of IJLI at editor@ijli.in

9. The subject of the e-mail should be “Submission_Articles/Notes/Case Commentaries/ Legislative Briefs.”

10. The submission shall also contain a separate Cover Letter as an attachment enumerating the following details:

§ Submission Category – (Example: Articles/Notes/Case Commentaries/Legislative Briefs).

§ Title of the Manuscript.

§ Name of the Author(s).

§ Name of the Institution.

§ E-mail Address.

§ Postal Address.

§ Contact Number.

11. The submissions will undergo a blind peer-review process, therefore the author(s) shall not disclose their identities anywhere in the body of the manuscript.

12. All manuscripts submitted will be checked for plagiarism. The author(s) are strictly expected to acknowledge the references made use of.

13. The manuscript must be an original and unpublished work. The author(s) must also confirm that the manuscript is not being considered for publication elsewhere.

14. The Editorial Board holds the power to disqualify any author(s) work which is in non-compliance to these guidelines and also retains complete discretion over acceptance/rejection of manuscripts.

Theme

While there are no rigid thematic constraints, we expect contributions to be largely within the rubric of legal studies and allied interdisciplinary scholarship.

Pre-Publishing Formalities

The author(s) are kindly expected to submit a scanned copy of the Copyright Agreement Form, Processing and Publication Fee, once the manuscript is accepted for publication. For the convenience of the author(s) we offer a payment gateway of INSTAMOJO on the website itself and author(s) can also use Paytm wallet transfer. Apart from this the author(s) interested in alternate payment methods would be notified via e-mail regarding the payment option.

Single Authored Manuscript – INR 1300

Co-Authored Manuscript – INR 1800

The fee includes e-copy of the journal issue on their e-mail id and a Certificate of Publication to the author(s) through speed post/courier. The interested author(s) can also procure a printed copy of the journal by an additional payment of INR 600.

For Foreign Nationals

Single Authored Manuscript – USD 60

Co-Authored Manuscript – USD 90

The fee includes e-copy of the journal issue on their e-mail id and a Certificate of Publication to the author(s) through speed post/courier. The interested author(s) can also procure a printed copy of the journal by an additional payment of USD 80.

HELP DESK

For any further queries feel free to: § E-mail us at: support@ijli.in

§ Or Contact us at:  Aman Aditya – (+91) 9958907715 / 9643226762

§ Website: www.ijli.in § Follow us on Facebook: www.facebook.com/ijli.in

Call For PapersLaw School News

Dr. Ram Manohar Lohiya National Law University, Lucknow invites original manuscripts in the form of articles, essays, notes and comments on any topic of contemporary relevance in the field of law for publication in the University’s flagship RMLNLU Journal. The full text of the Journal is available on www.scconline.com. The contents of the same may be accessed from: http://rmlnlu.ac.in/rmlnluj.html

Submission Guidelines: The final draft of the submission should be submitted in the electronic form and a hard copy of the same should also be sent via post. The electronic submissions should be made only in Microsoft  word format. Electronic copies of the submission should be e-mailed to journal@rmlnlu.ac.in latest by 30th June 2018. The electronic file of the document should contain Author name_title of the paper.doc. The hard copy of the manuscript should be sent on the following address:

Chairperson, Journal Committee

Dr. Ram Manohar Lohiya National Law University

LDA Colony, Kanpur Road Scheme, Ashiana

Lucknow – 226012 (U.P.)

E-mail: journal@rmlnlu.ac.in ;

http://rmlnlu.ac.in/rmlnluj.html

Submissions are to be made in English language only.

It should be typed in Times New Roman, font size 12, 1.5 line spacing.

Headings should be in Capital letters at centre line spacing.

Footnoting should be in accordance with The Bluebook: A Uniform System of Citation, 20th edition.

The footnotes should be in Times New Roman, font size 10, single line spacing.

The word limit for the submissions (excluding footnotes) is 5,000-10,000 for articles and 2,000-5,000 for notes and comments.

The Editorial Committee of the Journal reserves the right to edit the manuscripts once it is selected for publication.

Who can contribute Articles: Teachers, Academicians and Jurists.

Visit for more details: http://rmlnlu.ac.in/pdf/CallforPapers_07022018.pdf