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Indian Law Review

Call for Papers:
Indian Law Review invites articles, notes, comments, book reviews on contemporary legal issues or policy for the inaugural issue of the 'Indian Law Review'(Journal of the National Law Institute University ) from the faculty and students of law Universities/Departments in India and abroad. Please submit the manuscripts to The Editor, Indian Law Review, National Law Institute University, Kerwa Dam Road, Bhopal - 462 044 (M.P.)The deadline for submission of soft copy is 15th, September 2011.

Indian Law Review:
After successful release of the first volume of Indian Law Review by Hon'ble Justice J.S. Verma, Former Chief Justice of India and Chairman, Law Commission of India, on 5th December,2009 we express our sincere gratitude to the authors for their scholarly contributions and we extend invitation to all for INDIAN LAW REVIEW ( Vol. III) for the contributions.

Call for Papers:
Editorial Policy and Guidelines:
The National Law Institute University has been established by the Act No. 41 of 1997 of the Madhya Pradesh Legislature and the university has been successful in instilling a sense of broad perspective along with scholastic and reflexive capabilities bearing in mind larger national and humanitarian goals in its students. The university intends to invoke discussions and ventilation to the thought provoking ideas on varied legal issues to the legal scholars, jurists and students in India and abroad.

Objective:
The Indian Law Reviewaims at providing an anvil on which the legislations, judgments and legal policies are discussed and given a desired and fruitful shape with a holistic approach to serve the cause of justice.

Substance:The ILR seeks to publish legal writings of scholarly nature. Clarity of thought and expression is mandatory. The interdisciplinary approach on legal issues from specialists of other disciplines is also welcome. Though there are no hard and fast rules for scholarship, but the editorial policy suggests that generally the articles will be 8000- 10,000 words which will either develop a theory or applied law on research findings. A comment is a shorter version of 4,000-5000 words which discusses a legal issue, case law or legal policy expressing comment on the flaw (if any) and offering a right (in the opinion of the author) direction on the highlighted issue. Notes and reviews are of descriptive summary of a judgment, new legislation, and legal policy with contemporary importance in social or legal context. A book review also falls in the same category. The purpose of notes and reviews is to acquaint the reader with the contemporary developments in the legal field.

All articles, comments and reviews, whether solicited or unsolicited, will be reviewed by the Editorial Board and the decisions of the Editorial Board shall be final. Any changes suggested or made by the Editorial Board are intended only to further refine the ideas advanced by the author, not to replace them. The Editorial Board will try to reach the author whether suggested changes should be made or not and the author's opinion will be given due respect. Authors are requested to verify the references, and quotations before submitting their manuscripts. Please also send an abstract of one paragraph of the article.

The manuscripts should be addressed to:

The Editor,
Indian Law Review,
National Law Institute University,
Kerwa Dam Road, Bhopal - 462 044 (M.P.)

The deadline for submission of soft copy is 15th September, 2011.

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