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35 Years of Inter-American Court of Human Rights - Theory and Practice, Present and Future: Call for Abstracts

The Human Rights Centre of Ghent University is seeking original proposals for research papers that will result in a peer-reviewed book on the Inter-American Court and its 35 years of existence, which will be presented and the topics of which will be the subject of discussion on an international conference on the same topic, to be organized by the Human Rights Centre.

With this book and the ensuing conference, where a selected number of authors will be invited to speak, they seek to take stock of the state of the art of the Court's potentialities and weaknesses, to reveal how and why the Court's case law, advisory opinions, and orders remain an area of academic and pedagogical interest, and to contribute to the process of discussion on the strengthening of the Inter-American System that has been taking place in the past years, and resulted in, inter alia, the reform of the Court's Rules of Procedure.

About the Book:
The book has two main sections: a general section and a case-study section. The general section is dedicated to the study of the functioning of the Court and its relation with other international bodies, including the Inter-America Commission, as well as national courts and tribunals.

The case-study section will cover the most important judgments, advisory opinions, orders for provisional measures and monitoring of compliance issued by the Court during its existence. Particular attention will be paid to the cases decided in the last 10 years, the most active period of the Court.

The preliminary structure of the book is the following:

  • PART I: The functioning of the court and its relations with other (Inter)National Tribunals and Bodies
  • PART II: Landmark decisions of the court (case-studies)

Contributions:

  • Authors may decide to contribute in any of the mentioned topics or cases.
  • Authors may also choose to comment one case only or on all relevant cases of one topic.
  • Authors are also free to suggest other topics or cases not listed in Part I or Part II.
  • Individual or team contributions will be accepted.
  • The contributions must be original. Articles or book chapters already published (whether in English or any other language) will not be accepted.
  • Legal researchers, academics, practitioners, LLM or PhD students, post-doctoral researchers, and legal scholars are invited to submit original proposals.
  • Researchers of other social sciences may also present proposals.
  • Undergraduate students may not participate unless as a co-author.

Language:
The book is expected to be a bilingual publication (English and Spanish). However, at least 80% of the chapters will be in English. Therefore, authors are strongly advised to submit their proposals in English.

Guidelines:
The Human Rights Centre requests preliminary statements of research projects (abstracts) not to exceed 1,000 words (including footnotes). The abstracts should include:

  1. A (preliminary) title of the proposed contribution;
  2. An indication of whether the contribution is related to the first or the second section of the book;
  3. A brief description of the issue(s) addressed in the contribution;
  4. The proposed research question(s); and
  5. A brief description of the academic or practical relevance of the proposed research.

The abstracts shall not include any reference to the author, in order to facilitate the double blind peer review. Authors should also send a CV (max. 3 pages) in a separate file. Each author may submit up to 2 abstracts, whether individually or collectively. Authors are requested to follow the Author's Guidelines.

Only electronic documents in Word format will be accepted on the following email address: ugenthrc@yahoo.com. The last date for Abstract Submission is 15th November, 2012.

Contact:
Mr. Oswaldo Ruiz Chiriboga,
Research Fellow, Human Rights Centre,
Ghent University
Email: Oswaldo.RuizChiriboga@UGent.be, ugenthrc@yahoo.com

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