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NMIMS Law Review (Volume I, Issue I): Call for Papers

The NMIMS Law Review is the flagship law journal of NMIMS Kirit P. Mehta School of Law, Mumbai. It is an annual, student-edited, peer reviewed journal. The journal aims to provide a platform for engaging in multi-disciplinary discussions on various themes of law. The Law Review primarily seeks to promote a culture of research, scholarship and academic writing among students, academics and jurists, which would be readily available in the public domain, by publishing it online and in print.

The Editorial Board of the NMIMS Law Review is pleased to invite original and unpublished manuscripts for publication in Volume 1, Issue 1.

Eligibility:
Law students pursuing the three year LL.B, five year integrated LL.B, LL.M. or Ph.D .program, Research Associates, Academicians, Educators, and professionals and practitioners in any field of Law are eligible to submit.

Co-Authorship is permitted upto two Authors.

Categories:

  • Long Article (6000 - 10000 words): Articles must comprehensively analyse a contemporary legal issue that the Author seeks to highlight. Articles would include research articles and theoretical discussions on any theme of law. It must either indicate the lacunae therein or, attempt to suggest possible changes, which can address the said lacunae or alternatively holistically cover the subject matter while offering a critical analysis of the chosen theme.

  • Short Article (3000 - 5000 words): Must be concise and condensed, in their scope and conceptualization than long articles. They must challenge existing principles and provide a fresh interpretation to an issue.

  • Comments (1500 - 3000 words): A comment allows the Author to critique any recent / landmark judicial pronouncement, legislation or a pending bill. The focus of a comment should be on a relatively recent pronouncement or legislation.

The word limit mentioned above is excluding the footnotes

The NMIMS Law Review does not restrict itself to any particular area of law and welcomes contributions from all legal branches, as long as the work is original, unpublished and up to date.

Formatting Style:

  • The manuscript's title must be on the first text page and must be title of the file
  • Font must be Times New Roman and sized 12 pt for body, and 10 pt for Footnotes
  • Line Spacing must be 1.5 for Body and 1.0 for Footnotes
  • One line gap must be maintained between all paragraphs and headings
  • Alignment must be justified
  • All text including hyperlinks, must be in black colour only

Citation:
We accept footnote citations exclusively. Citations must conform to standards laid in the Bluebook: A Uniform System of Citation (19th Edition).

Abstract and Keywords:
All manuscripts must contain an Abstract of 200 - 300 words. The Abstract length is excluded from the respective submission word limits. We appreciate if you include 5 keywords along with the Abstract.

File Format:
All manuscripts must be submitted in .docx format and .pdf format. No other form of submissions is accepted.

Anonymity:
In order to facilitate our anonymous review process, we require you to confine your name, email address, phone number, affiliation, biographical information and academic qualifications, and acknowledgments in a separate cover letter and / or body of email. No such information is permitted in any part of the manuscript.

Judgment Criteria:
The manuscript shall be judged on the basis of language, structure, contribution to existing literature, contemporary relevance, depth of research and other such relevant criteria.

Exclusivity:
Submitted manuscripts should not be simultaneously considered by any other publication at the time of submission. The Author/s undertakes to inform NMIMS Law Review immediately in case the manuscript is under consideration for publication elsewhere.

Expedite Requests:
We do not accept any requests for expedition. All submissions are subject to the same review process.

Originality and Plagiarism:
All submissions must be the original work of the Author/s. We do not appreciate plagiarism, including self-plagiarism.

Deadline:
The last date for submission for Volume I Issue I is 25th November, 2018. All submissions must be emailed to lawreview@nmims.edu.in with the subject as 'Manuscript Submission for NMIMS Law Review' and a declaration to the effect that the manuscript is an original and previously unpublished work of the Author/s.

Contact:
NMIMS Law Review
Email: lawreview@nmims.edu
Website: http://lawreview.nmims.edu

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