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Alternative Dispute Resolution Law Review: Call for Papers

The Alternative Dispute Resolution Law Review (ADRLR) is a student-run dedicated platform designed to be an effective research tool for judges, academicians, practicing lawyers and students of law. Its objective is to promote quality legal research on contemporary issues relating to Alternative Dispute Resolution (ADR). It is published on a bi-annual scale.

Call for Papers:
The Alternative Dispute Resolution Law Review invites articles, case summaries and commentaries on all areas of Alternative Dispute Resolution for its first issue.

Theme: Alternative Dispute Resolution

Last date for Submission: 15th April, 2012

Guidelines:

  • All entries must be submitted in MS Word Format.
  • All submissions to be made to the Journal are to follow the Chicago Manual of Style, 16th Ed., 2010.
  • Full Details of Author(s) must be provided including affiliations, details of the course being pursued, title of manuscript and contact details.

Submission:
All articles must be sent to adrlawreview@gmail.com along with the abstract (not more than 300 words) and a covering letter.

Contact:
  • Mr. Anuroop Omkar
    Phone: +91-9601435543, +91-7405369768, +91-040-23418813
  • Mr. Subhajyoti Banerjee
    Phone: +91-9800444677
  • Email: adrlawreview@gmail.com
  • Website: www.adrlr.com

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