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Maastricht University: Master's Programmes in Law

The Maastricht Faculty of Law offers a varied package of five master's programmes and tracks and three advanced master programmes in law, taught entirely in English. All of the programmes have a strong international leaning. A period spent studying abroad or an internship in another country is also part of the programme. In turn, many international students opt to follow a master's programme in Maastricht. The result is an international study environment in which you constantly meet people from other cultures.

European Law School Programme:
The master's programme of the European Law School is a one year programme providing an in-depth study of European and comparative law, with traditional legal subjects being considered from a European and comparative perspective.

The programme is highly flexible: it consists of two specialized tracks (one focuses on European law and the other on comparative law); however it also allows students to develop their own profile suited to their needs and future career plans. The programme culminates in an independent piece of research, the master's thesis, on which you work under the close supervision of someone of the Academic Staff.

Forensics, Criminology and Law:
In the Master in Forensics, Criminology and Law, lecturers and researchers engaged in law, criminology, economics, medicine and psychology work together, making optimal use of the forensics-related know-how and research available in their respective faculties.

The master programme in Forensics, Criminology and Law will be designed for students with a bachelor degree in either law, criminology, psychology or another forensic related discipline.

International and European Tax Law:
The master International and European Tax Law provides an in-depth study of international and European tax issues with a comparative focus. As nearly all business and financial decisions have important tax consequences, the course explores such practical problems by focusing on tax legislation, treaties and underlying fiscal policy considerations.

International Laws:
The master's programme in International Laws is a two-year programme combining study of the effects of globalization and European integration on international, European and national law with intensive training in one language other than English: French or, depending on the interests and level of the students, another language (e.g. Spanish, or Mandarin).

Euro-Asian Law and Business Studies:
The EALBS programme is a one-year programme combining three aspects of Euro-Asian trade and business relations: law, policy and economics. The programme consists of two terms. The first term runs from September to January, the second from February to August. The programme consists of a common core, comprising five mandatory courses, two on law, two on business and one on policy-making. It also includes an internship, a thesis and a lecture series, which will address up-to-date developments in Euro-Asian trade and business.

Intellectual Property Law and Knowledge Management:
Innovative, cultural and knowledge-intensive industries increasingly depend on knowledge valorisation and technology transfer to survive in the global knowledge economy. The IPKM comprises two complementary advanced master's programmes on Intellectual Property Law and Knowledge Management.

International and European Economic Law:
Maastricht University offers a prestigious advanced master's programme in International and European Economic Law (IEEL). In these times of global trade and investment, this programme meets the labour market's increasing demand for experts specialised in international and European economic law.

Law Honours Programme:
The Masters Honours research Track comprises courses on the foundations of the common law of Europe, on methods of human rights research and on empirical research methods, as well as practical research, writing and presentation skills. Students enrolled in the two-year master's programme in International Laws can spend their third semester abroad taking courses relevant to their research. An honours student's extended master's thesis is defended within the Graduate School.

International Partnership Programme:
The aim of the programme is to create a common European roster of highly qualified and motivated young human rights experts who will work either in European governmental, intergovernmental and non-governmental human rights institutions or who will be sent, on behalf of the EU or other organisations, to work in the field. The master's offers an intensive one-year programme which provides its graduates with academic as well as practical experience.

Eligibility for Admission:
A bachelor's degree is the minimum requirement for all programmes (international students should have an equivalent diploma). Additional requirements for the individual programmes vary; some include an entrance examination and/or language assessment.

Applying and enrolling:
Applications for admission to a programme at Maastricht University should be submitted via www.maastrichtuniversity.nl/mastersadmissions; on receiving your application, your diploma will be assessed to decide whether you are eligible for the programme you have chosen (diploma evaluation). More information about admissions, application and registration is available from www.maastrichtuniversity.nl/mastersadmissions.

The deadline for applying is 1st June, 2013.

Contact:
Marketing & Communications
Faculty of Law, Maastricht University
PO Box 616, 6200 MD Maastricht
The Netherlands
Phone: +31-43-3883259
Email: masters-law@maastrichtuniversity.nl
Website: wwww.maastrichtuniversity.nl/law, www.maastrichtuniversity.nl/masters

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