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Jindal Global Law Review: Call for Papers

Jindal Global Law Review (ISSN 0975-2498) is the flagship journal of Jindal Global Law School (JGLS). It is published bi-annually and is indexed in the LexisNexis legal database. As a double-blind peer reviewed journal, JGLR aims to publish inter-disciplinary scholarship at the intersections of legal theory, critical theory, political economy, international relations and the humanities. It lays emphasis on publishing work that is at the cutting edge of doctrinal, theoretical and empirical research. Each issue of JGLR, edited by subject-experts from the JGLS faculty, is themed on a contemporary topic to rigorously explore its legal, political, social, economic and policy dimensions.

The Volume 5, Issue 1, January 2013 will explore the effect and role of international economic law in the current global economy. The range of possible topics is wide and could include international trade, investment, climate change, competition policy and development related aspects.

Much has been made of International Economic Law (IEL) and how it has helped to build the current global economic structure. At no time in its relatively short existence have the foundations of the international economic order faced a greater crisis.

Theme: Role of International Economic Law in the Age of Global Economic Crisis

Some of the significant questions that may be considered for this issue include:

  • Do the IEL institutions face legitimacy and accountability crisis?
  • How effective are the rules and decision making processes and governance structures of the IEL institutions? Again, do the IEL rules and principles constrain the ability of governments to effectively respond to the global economic crisis?
  • To what extent did national regulatory bodies and domestic agencies implementing IEL treaties and transnational economic rules observe adherence to IEL's bedrock principles? Has the IEL system succeeded in establishing a set of 'universal economic values' that transcend economic crises or governance failures?
  • Has IEL fulfilled its functions? If yes, what led to the current crisis in international trade, finance, development and environment systems?
  • How did the international business community-the private actors of IEL - respond to the crisis? Is it possible to discern any emerging norms outside the traditional settings?
  • How can IEL bring about resurgence in the global economy?

Keeping these problematic in mind, this issue of JGLR proposes to engage in a rigorous analysis of the imperatives of IEL and its engagements, confrontations, and negotiations with the past, present and future of global economic structure.

Call for Papers:
JGLR welcomes the submission of unsolicited manuscripts in response to its thematic call for papers. Submissions can be in the form of articles, essays, book reviews and comments/notes and should be emailed to the address listed below in an MS Word *.doc (Times New Roman, font size 12, double spacing) format. Articles and essays should be of 8,000 to 10,000 words and comments and notes should be of 4,000 to 5,000 words (including footnotes). The Bluebook style for citations is required. Contributors should email a 500 word abstract of their submission at the address provided below by 31st August, 2012.

Deadline:
The deadline for accepting final submissions is 15th October, 2012. Since JGLR follows a double-blind peer review process, it is imperative that contributors stick to the deadlines.

Publishers/ authors who wish to have their books reviewed, please send review copies to the address mentioned below.

Contact:
Jindal Global Law Review
O.P. Jindal Global University
Sonipat Narela Road, Near Jagdishpur Village
Sonipat, Haryana-131 001, NCR of Delhi, India
Tel: +91-130-3057800/ 801/ 802
Fax: +91-130-3057888
Email: jglr@jgu.edu.in, pkishore@jgu.edu.in, jnedumpara@jgu.edu.in
Website: http://jglr.jgu.edu.in/

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