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Oxford Intellectual Property Moot 2013

The Oxford Intellectual Property Research Centre (OIPRC) is delighted to announce arrangements for its 2013 International Intellectual Property Law Moot, and invites universities from around the world to enter the competition.

The 2013 Problem addresses the functions that are performed by different forms of intellectual property protection, especially when these overlap. In particular, the Problem raises the question of the extent to which trade mark protection should be available to a drug manufacturer following the expiry of a pharmaceutical patent. The oral proceedings will comprise four preliminary rounds, followed by Quarter-Finals, Semi-Finals and a Grand Final. Teams may comprise two or three students, with two team members speaking in any given moot. The Grand Final is always held before senior members of the judiciary; for instance in 2012, the bench was Lord Justice Mummery, Lord Justice Kitchin and Mr Justice Floyd.

Eligibility:
Teams are entirely responsible for their own immigration arrangements.

  1. The Moot is open to students who are enrolled on a full-time or part-time basis in a higher education degree provided that:
    1. Such course is not a research degree in law;
    2. He or she has not been admitted or licensed to practise law in any jurisdiction; and
    3. he or she is enrolled at his or her institution as of the date of the Oral Proceedings, or at an earlier time as permitted at the discretion of the OC.
      Members of the OC are not eligible to participate as mooters, even if they otherwise meet the requirements of rule 1.

  2. Any entrant into the Moot is required to declare in their application that they are eligible to compete under rule 1. Anyone considered by the OC to have misrepresented their eligibility will be subject to an appropriate penalty determined by the OC, which penalty may include disqualification from the competition. Those wishing to apply for discretion under rule 1(c) should apply in writing for such a determination prior to entering their written submissions. Such applications should be addressed to the Moot Secretary at mootsec@oiprc.ox.ac.uk.

  3. A university or other higher education institution may only enter one team for the Oxford IP Moot 2013: Rules (as at 27/9/2012) 2 Moot. A team comprises two or three team members, each eligible under rule 1. The same team must prepare the written submissions and appear in Oral Proceedings. It is a matter for teams to decide which members speak (if at all) and in what order.

  4. A team may be accompanied by one or two observers. Observers may fulfill a mentoring or coaching role for the team, but may not make any substantive contribution to the preparation of written submissions, nor contribute during Oral Proceedings. Additional observers may be admitted to the Moot at the discretion of the OC. For the avoidance of doubt, observers are not required to meet the conditions of rule 1.

  5. On registration, each team undertakes to submit all documentation in good time to meet the deadlines set out in these rules. Additionally, each team undertakes to arrange timely payment of any fees. Late submission of any documentation or payment will lead to sanctions determined by the OC to be appropriate, and may entail disqualification from all or part of the competition.

Registration:
The registration fee for the Moot is 250 per team, which includes not only Moot participation, but also the Friday night Conversazione and dinner, and Saturday night formal dinner, amongst other things. Only those teams who are invited to the oral proceedings will be required to pay the registration fee, which will be due in early February. Teams will be responsible for their own accommodation costs and for travel to and from the Moot. They may bring a coach and/or observer (for an additional registration fee). Details about accommodation and arrangements for observers (including their registration fee) will be released soon.

Accommodation:
Team will be responsible for paying their accommodation costs. The OC will make arrangements for bed and breakfast accommodation to be available at the host college at a discounted rate. Teams will be able to book accommodation at the host college when registering for the Moot.

Registration Deadline:
The moot registration fee, the team registration form, and any fees payable by observers, must be submitted by 1st February, 2013.

The Competition
The competition comprises a Written Phase and Oral Proceedings.

Written Phase:
For the Written Phase, each team must prepare TWO sets of written submissions: one shall be on behalf of the appellant, and the other on behalf of the respondent. Instructions for the preparation of the written submissions will accompany the hypothetical. Additionally:

  1. Each submission is to be under 3,000 words in length, including all footnotes and headings. The word count must be indicated at the end of each submission; those exceeding the word limit will be subject to a points penalty at the discretion of the OC. For avoidance of doubt, the indication of the word count does not count towards the word count, and nor does any court heading or title page (so long as it does not contain any substantive material).
  2. Each submission should be formatted to include at least 1.5 spacing between lines, with document margins of at least one inch (2.54cm) on all sides. There is no prescribed font, although any type size that is smaller than Times New Roman 12 point should be avoided.
  3. A bibliography or separate list of authorities is not required.

The written submissions must be received by the Moot Secretary by 8:00PM on 14th December, 2012 (Oxford time). Within their written submissions, teams must identify themselves only by use of the anonymous identifier given to them in advance by the Moot Secretary. To apply for this identifier, prospective teams should email the Moot Secretary at mootsec@oiprc.ox.ac.uk well before the submission deadline. Written submissions must be made as electronic attachments to an email addressed to the Moot Secretary. They must be supplied in Microsoft Word format only, with either a .doc or .docx file extension.

Oral Proceedings:
This is an appeal; the facts of the case are admitted and agreed, and so no new evidence or witness may be introduced. There is no formal dress requirement, and no form of gown or court dress is required. However, mooters are advised to dress in a professional manner appropriate to a courtroom atmosphere.

Contact:
Maureen O'Neill,
Director of Development,
Faculty of Law, University of Oxford,
St Cross Building, St Cross Road,
Oxford OX1 3UL
Phone: 01865 281198, +44(0)1865-271496
Fax: 01865 271493, +44(0)1865-271496
Email: emily.hudson@law.ox.ac.uk, moot@oiprc.ox.ac.uk, mootsec@oiprc.ox.ac.uk, ellen.moilanen@law.ox.ac.uk
Website: http://www.oiprc.ox.ac.uk

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