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PIP (Pondering Intellectual Property) Competition 2012

The MHRD IP Chair at the National University of Juridical Sciences (NUJS), Intellectual Property and Technology Law Society (IPTLS) & Spicy IP proudly announce the First PIP (Pondering Intellectual Property) Competition 2012

Topic:
Should the process of creating an invention or work determine its protectability as an Intellectual Property?

Eligibility:

  • Students currently enrolled in accredited full time programs in law anywhere in the world (where the program of study counts as their first degree in law). Students pursuing LLM's or higher degrees in law are not eligible.
  • Only one entry may be submitted per student. Co- authorship is permitted so long as the co-authors are also individually eligible under the terms of this competition.

Word Limit:

  • Entries should not be longer than 5,000 words (inclusive of footnotes & references).
  • Entries exceeding the word limit would be automatically disqualified.

Submission Format:
Entries should have a cover page containing the following:

  1. Full name;
  2. Institution, date of birth, degree & year of study; and Email address & telephone number.
  3. Entries should be submitted in .doc format with the following specifications:
    • Font Type: Times New Roman
    • Spacing : 1.5 inch spacing
    • Font Size : 12 points
  4. Entries should conform to either the Blue Book (19th ed.) or OSCOLA (format can be freely downloaded at www.law.ox.ac.uk/oscola

Prizes:

  • First: Rs. 25,000 ($500)
  • Second: Rs. 12,500 ($250)
  • Third: Rs. 7,500 ($150)

Please note the winning entry will be eligible for publication at the NUJS Law Review

Closing Date:
The closing date for entries is 1st October, 2012 at 12:00 PM (IST).

Mode of Submission:
Entries have to be mailed to iptls@nujs.edu. Late submissions will not be considered.

Judges:
Entries will be adjudged by a five member panel consisting of international and national experts in intellectual property laws. The decision of the panel is final.

Results:
The results of the competition will be notified on or before November 15, 2012.

Copyrights:
By entering the competition, the author undertakes to:

  • Grant an exclusive license in the entry to the organizers until the announcement of results,
  • Seek prior consent from the organizers for any use of the prize-winning entries including any subsequent publication or distribution after the announcement of results.

The organizers reserve all rights to modify any of the abovementioned terms and conditionsshould the process of creating an invention or work determine its protectability as an intellectual property?

Contact:
Email: iptls@nujs.edu
Website: http://www.nujs.edu/

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