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The Centre for Business and Commercial Laws (CBCL): Call for Papers

The CBCL Blog is run by the Centre for Business and Commercial Laws with the aim of generating awareness and facilitating research in the field of business and commercial laws. We invite submissions from students and practitioners on contemporary issues relevant to the areas of corporate law, securities law, insolvency law, banking law, capital markets and securities law, arbitration law, competition law and taxation law.

Submission Guidelines:
The Centre for Business and Commercial Laws (CBCL) is dedicated to promoting research in the field of business and commercial laws. The CBCL Blog creates a platform for both, students and professionals, to contribute their unique opinions and viewpoints so as to stimulate an exchange of ideas in all aspects of business and commercial laws.

Content Guidelines:

  • The CBCL blog accepts submissions on a rolling basis on corporate law, securities law, insolvency law, banking law, arbitration law, competition law and taxation law.
  • Submissions can be in the form of articles, opinions, case comments and short notes on the aforementioned topics.
  • Authors should use endnotes and not footnotes.
  • Submissions should be the original work of the contributor.
  • Authors are advised to keep their articles concise and precise to enhance the effectiveness of their posts, ideally not more than 1500 words (excluding endnotes).
  • Authors are advised to make succinct, initial paragraphs to summarise the substance of their posts.
  • The relevant sources should be ideally mentioned in the texts. Endnotes should be avoided and must only be used where necessary.
  • Wherever case law, statutory materials or other resources are being referred to, appropriate links must be provided to those in the endnotes or the text itself.
  • The articles should be analytical rather than descriptive.
  • Posts accepted for publication on The CBCL blog may be cross-posted. However, this is subject to the condition that such cross-posting should necessarily acknowledge the fact that the article was originally posted on the CBCL blog.

Submission Details:

  • All submissions must be sent in an MS Word document to cbcl@nliu.ac.in.
  • Authors must include their full name and institution / organisation, a link to their online profile page in the document, if possible and also the suggested category in the submission.
  • CBCL conducts a strict editorial review of submissions received and holds absolute discretion in determining whether to accept a submission or not.

Contact:
Ms. Arshia Verma
Convenor, CBCL:
Phone: +91-7049729766

Mr. Rohan Kohli
Co-convenor, CBCL
Phone: +91-9617950534

Mr. Shounak Banerjee
Secretary, CBCL
Phone: +91-9911425727

Ms. Akshita Pandey
Editor, CBCL:
Phone: +91-8103914720

Centre for Business and Commercial Laws
National Law Institute University,
Kerwa Dam Road, Bhopal - 462044
Email: cbcl@nliu.ac.in
Website: http://cbcl.nliu.ac.in

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