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10th Annual Willem C. Vis (East) International Commercial Arbitration Moot

The Willem C. Vis (East) International Commercial Arbitration Moot is an annual competition of teams representing law schools throughout the world. In the Ninth Annual Moot in 2011-2012, over 750 students from 90 law school teams from 26 different countries participated. The Vis East Moot was judged by 280 lawyers and professors from around the world.

Date & Venue:
The oral hearings will be held in Hong Kong SAR, China, at City University of Hong Kong at Kowloon Tong, and at the Hong Kong Productivity Council. The general rounds will take place from Tuesday through 12th - 15th March, 2013. The elimination rounds will take place on 16th March, 2013 with the final round on 17th March, 2013.

Structure of the Moot:
Law students participate in two separate but equally important phases: the research and writing of memoranda for both claimant and respondent and oral arguments based upon the memoranda. Both phases are judged by panels of international arbitration experts. The Moot problem always involves a contract dispute arising out of a transaction relating to the sale and purchase of goods under the United Nations Convention on Contracts for the International Sale of Goods (CISG). The problem involves a different set of arbitration rules each year. Both the Vienna and Hong Kong Moots use the same problem and rules and some law schools send teams to both events.

In the pairings of teams for each general round and in the drafting phase, Moot organisers make every effort to have civil law schools argue against common law schools, so each may learn from approaches taken by those trained in another legal culture. Similarly, the teams of arbitrators judging both the memoranda and the oral rounds are from both common law and civil law backgrounds.

Registration:
Registration for the Vis East opens at 12:00 Noon Hong Kong time on 26th September, 2012. Registration in the Moot is a three-step process consisting of submission of the provisional Team Registration Form ("TRF") and, once a team receives a confirmed place, payment of the registration fee and submission of the memorandum for claimant. Although the provisional TRFs may be accepted until 30th November, 2012 submission prior to distribution of the Problem on 5th October, 2012 is desirable. Also, because of the limited number of teams participating in the Vis East Moot, schools who wish to participate should submit their Team Registration Form at the earliest possible date.

The registration fee for the Tenth Moot is US$1,000 or HK$7,800. A small additional charge is payable for bank transfers to cover the inevitable expense of Hong Kong-end bank charges. The registration fee must be paid by 6th December, 2012 in order to compete in the Moot, unless the Director of the Vis East Moot has specifically agreed to a later date. Payment of the registration fee may be made by local Hong Kong Dollar cheque, by PayPal on-line transfer, or by bank transfer.

The registration fee includes an invitation to the Welcome reception for team members, coaches and accompanying persons on 11th March, 2013. It also includes tickets for the awards banquet on 17th March, 2013, following the Final Round of hearings. Tickets will be available for team members who register in Hong Kong, to a maximum of four team members, plus one for an accompanying team coach.

Team Registration Form (TRF):
The TRF includes space for the name and address of the contact person. All communications concerning the Moot will automatically be sent by e-mail to that person. It is that person's responsibility to distribute all relevant material to the team. The names of additional recipients of messages concerning the Moot may be submitted for inclusion on the e-mail mailing list. The postal address given for the contact person must be one that will be valid in April 2013 for any certificates or other material to be sent to the team after the Moot. Any changes in the data on the registration form should be sent by e-mail to the Moot Administration at info@cisgmoot.org

Format for Submission of Memoranda: The memorandum must be submitted in PDF as a single electronic file so that the memorandum can be printed complete with cover page. Care should be taken that the PDF file does not exceed one megabyte. Memoranda that exceed one megabyte will be returned with a request that they be reconverted to a smaller file. In addition, at the same time the memorandum for claimant is sent, the names of the members of the team with e-mail addresses must be submitted by email on the form that will be provided. Memoranda must be submitted by email to: info@cisgmoot.org.

Key Dates:

Submission of Memorandum for claimant

6th December, 2012

Submission of Memorandum for respondent

17th January, 2013

Welcome party and registration

11th March, 2013

General Rounds

12th -15th March, 2013

Assembly

15th March, 2013

Elimination and pan Asian

16th March, 2013

Final rounds and gala

17th March, 2013

Contact:
Ms. Louise Barrington
Director, Vis East Moot Foundation Ltd
9A Sunrise, Parkridge Village
Phone: (852) 6409 0356
Email: info@cisgmoot.org, clarify@cisgmoot.org
Website: http://www.cisg.law.pace.edu/vis.html, http://www.cisgmoot.org

Download Moot Problem, Rules

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