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

Call For PapersLaw School News

The Journal of Indian Law and Society (JILS) is a bi-annual peer reviewed journal [ISSN: 2277-5552] of interdisciplinary studies on law and society in India, run by the students of the West Bengal National University of Juridical Sciences.

“We are currently accepting submissions for our blog on a rolling basis. Entries should be mailed to jils@nujs.edu with the subject, “Submission for the Blog”.”

Entries should not exceed 1500 words in length and should be footnoted using the NUJS Law Review Citation standard or the SILC.

Owing to the inter-disciplinary nature of the journal, we shall not be accepting entries which are purely legal analyses. The entries must showcase a predominant interface between law and the society.

You can see our prior published works on this website.

Contact

For resolving any queries you may mail jils@nujs.edu or contact Sarath Ninan Mathew at +919447042844.

 

New releasesNews

JOURNAL OF INDIAN LAW AND SOCIETY


Volume VI                                                                           Monsoon


CONTENTS

Foreword ……………………………………………………………………………………………………………. ix

 

Editorial Note: Indian Feminisms, Law Reform and The Law Commission of India: Special Issue in Honour of Lotika Sarkar ………………………………………………………………………………………………………………… xi

 

ARTICLES

Legal Education for Law Reform

Archana Parashar ……………………………………………………………………………….. 1

 

The Spoils of Marriage: Irretrievable Breakdown and Matrimonial Property in the Law Commission of India Reports

Srimati Basu ………………………………………………………………………………………. 22

 

The Law Commission & Surrogacy: A Critical Look at the 228th Report

Sneha Banerjee ………………………………………………………………………………….. 43

 

The Law Commission on Crimes and Killing in the Name of “Honour”— A Myopic & Patriarchal Vision

Kirti Singh …………………………………………………………………………………………… 63

 

Gazing From a Distance: Spatial Reading of a Law Commission Report

Nidhin Donald …………………………………………………………………………………….. 89

 

Continuities and Change: The Law Commission and Sexual Violence

Geetanjali Gangoli and Martin Rew …………………………………………………… 108

 

Law Commissions of India and Goa Law Commissions: Framing the Absences of Regional Difference with Special Reference to Goa

Albertina Almeida ……………………………………………………………………………… 123

 

Appendix

 

 

Subscribe online at www.ebcwebstore.com or access the articles on www.scconline.com