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NLIU Bhopal's Journal of IP Law: Call for Papers

The Cell for Studies in Intellectual Property Rights (CSIPR) announces the launch of the first issue of NLIU Journal of Intellectual Property law and invites submissions from academicians, legal professionals and students on contemporary issues relating to the development of intellectual property laws. The manuscrips must be submitted in original, reflecting logical analysis and clarity of thought. The authors must make a new and non-obvious claim which must form the first sentence of the abstract.

Intellectual property is one of the fastest evolving areas of law in India and in order to further academic discourse and discussions in the same, we invite submissions on contemporary issues of intellectual property laws. This journal is a student run, faculty regulated, peer reviewed law journal published annually by the Cell for Studies in Intellectual Property Rights (CSIPR).

Last date for submissions: 15th February, 2012

Guidelines for Submission
  • The manuscript must be accompanied with an abstract of 200-250 words.
  • All submissions shall be mailed to nliu.journalofiplaw@gmail.com
  • The authors must not mention their name or college name in the submission.
  • Word Limit Article 7000-9000, Note 4000-5000, Case Comment 4000-5000, Book Review 3000-4000
  • A covering letter must be attached along with the submission containing the name, the contact details, name and address of the Institution and academic qualifications
  • Citations must be by way of footnoting in consonance with the "The Bluebook: A Uniform System of Citation" (19th ed.).
Eligibility Criteria:
  • All students, academicians and legal professionals are invited to send their contributions for the journal.
  • Co-authorship is permissible upto 2 authors per submission.
Word Limit (Inclusive of Footnotes):
  1. Articles: 7,000 - 9,000 words. It must be a comprehensive and in depth analysis of the problem(s) dealt with, including reference to a wide range of sources and contributions in the form of alternatives or suggestions from the author.
  2. Comments: 4,000 - 5,000 words. Comments must deal with a specific issue. The arguments for or against the existing set up must be concrete, relevant and precise.
  3. Case Notes: 4,000 - 5,000 words. It should be a comment on a recent judgment, bringing out the relevance with the development of IPR laws, views expressed in the judgment and the opinion(s) of the author.
  4. Book Review: 3,000 - 4,000 words. The review must be a crisp account of a recently published book including the issues explored and related arguments of the author.

Contact:
Divya Sharma
Convenor, CSIPR, NLIU Bhopal
Phone: +91-90094 45313

Upasana Kawat
Co-Convenor
Phone: +91-90092 29892

Email: nliu.journalofiplaw@gmail.com
Website: http://csipr.tumblr.com

Download Notification, Submission Guidelines

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