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Melbourne Journal of International Law: Call for Papers

The Melbourne Journal of International Law ('MJIL') is a peer reviewed academic publication edited and managed by a team of law students at the Melbourne Law School.

Now in its second decade of publication, MJIL enjoys a domestic and international reputation as a leading journal that focuses on both public and private international law. MJIL is a fully refereed journal and consistently publishes articles by pre-eminent international law scholars and practitioners from both Australia and overseas. MJIL publishes on a range of international law issues, particularly those affecting the Asia-Pacific region.

Call for Papers:
The Editors of MJIL invite submissions on areas of interest in international law for the second issue of their 13th volume, to be published in November 2012.

Submission Deadline for 13(2) is 2nd July, 2012.

MJIL publishes articles, commentaries, case notes and book reviews. Articles should be in the vicinity of 10 000 to 20 000 words in length and be an original and detailed contribution to international law scholarship. Commentaries explore recent developments in a specific field of international law and their practical applications, and should be between 5000 and 8000 words in length.

Submission Process:
All articles, case notes, commentaries and review essays published in MJIL are subjected to a double-blind refereeing process, involving at least two specialists in the field. Once accepted for publication, submissions will then be edited for compliance with the Australian Guide to Legal Citation. Authors have an opportunity to review the final version of the piece prior to publication.

All submissions should be sent via email to law-mjil@unimelb.edu.au in Microsoft Word format, together with a signed publication policy.

For more information, please refer: http://mjil.law.unimelb.edu.au/

Download Submission Policy

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