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Asia Pacific Law & Policy Review (Volume 4): Call for Papers

Asia Pacific Law & Policy Review (APLPR) is delighted to announce the call for papers for its Volume 4, which will focus on contemporary issues of law (National & International).

Categories:
Asia-Pacific Law & Policy Review (ISSN: 2581 4095) publishes:

  • Articles
  • Translations
  • International Law Projects (newly added in volume 3 especially for Asian Students)
  • Book Reviews
  • Essays
  • Case Notes
  • Comments

on current as well as contemporary topics in comparative, national and transnational law focused on one or more of the following countries or geographic entities: The whole of Asia, Australia, Brunei, Burma, Cambodia, China (including Hong Kong Special Administrative Region and Macau Special Administrative Region), East Timor, Fiji, Hawaii, Indonesia, Japan, Kiribati, Laos, Malaysia, Marshall Islands, Micronesia, Mongolia, Nauru, New Zealand, North Korea, Palau, Papua New Guinea, Philippines, Samoa, Singapore, Solomon Islands, South Korea, Taiwan, Thailand, Tonga, Tuvalu, Vanuatu, Vietnam.

General Guidelines:

  • Word Limit and Citation:
    Asia Pacific Law & Policy Review welcomes submissions of unsolicited, unpublished manuscripts within our scope as described above. We give preference to submissions less than 25,000 words in length including text and footnotes. APLPR will not publish articles exceeding 35,000 words except in extraordinary circumstances. Manuscripts must be of generally publishable quality in English language grammar and usage, although selective use of foreign terms is permissible where appropriate. Submissions must reasonably comply with the latest edition of The Bluebook: A Uniform System of Citation and provide attribution for all sources, whether legal or factual, outside the Author's own reasoning process.

  • Co-Authorship & Identification:
    • Authors should not mention their name or any kind of identification mark in the manuscript. We will collect all the Author Details from the Submission Form.
    • Co-authorship is allowed to a maximum of 4 Authors. 4 separate certificates will be provided to each Author.

  • Submission Procedure:
    • The deadline for submission is 10th July, 2018 as per the respective time zone in which the Author resides.
    • Authors should submit their manuscript using the "Submit Article" link on the website i.e. http://asiapacific.ccinternational.in

Publication Fees:

The Authors are expected to pay the following publication fee, once the manuscript is accepted for publication. The mode of payment will be intimated to the Author/s via email.

Authors

For Indian Authors

For International Authors

Single Authored

INR 1200

US $30 or equivalent

Co-authored by 2 Authors

INR 1600

US $60 or equivalent

Co-authored by 3 Authors

INR 2100

US $90 or equivalent

Co-authored by 4 Authors

INR 2800

US $100 or equivalent

Contact:
Asia Pacific Law & Policy Review
Website: http://www.asiapacific.ccinternational.in

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