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4th Biennial Conference of AsianSIL

The Fourth Biennial Conference of the Asian Society of International Law will be hosted by the Indian Society of International Law. The general theme chosen for the 4th Bennial Conference of AsianSIL at the New Delhi is: "Asia and International Law in the Twenty-first Century: New Horizons".

Date: 14th - 16th November, 2013
Venue: India Habitat Center, Lodhi Road, New Delhi

Call for Papers:
Governments, scholars, and civil society in Asia are actively engaged in all facets of the development and implementation of contemporary international law. Asia's leading powers are no longer emerging but have emerged. There is, nevertheless, great diversity around the region. While countries in the Asian region may regard certain issues as of particular concern to them, those issues are generally also of great moment in other regions and/or at a global level. This conference will seek to share perspectives on emergent dimensions of international law from around the Asian region, broadly defined, and from beyond.

To this end, proposals for papers are now being invited on any of the following topics:

  • Anti-dumping and safeguards
  • ASEAN-related special issues of International Law
  • Climate change
  • Competition law
  • Conflict of laws relating to marriage, adoption, surrogacy and custody of children
  • Emergent issues in international human rights law
  • Evolving positions in relation to R2P
  • Intellectual property rights
  • International commercial law/enforcement of foreign judgments
  • International investment law (including resolution of international investment disputes)
  • Key elements of sustainable development for Asia
  • Law of the Sea; Piracy; Maritime Security and Safety in the Asian region
  • National implementation of the WTO's and RTAs' commitments in the Asian countries
  • Peaceful Resolution of International Disputes in Asia (including resolution of International Trade and Business Disputes in Asian countries)
  • Regulating the internet
  • The Asian-African Legal Consultative Organization
  • The contribution of civil society to international law and the growth of 'bottom-up' processes of international law creation and implementation
  • The teaching, research and practice of international law in Asian languages
  • The turn to history in international law
  • Third World approaches to international law

The Organizers seek to encourage the participation in the Conference of all persons interested in international law all over the world, whether established or junior scholars, academics or practitioners, government officials and NGO officers, by inviting applications for positions as panelists. Papers may provide an Asian perspective on these topics, and/or international/comparative approaches to the listed topics.

Application Procedure:
You will be required to provide in the submission form:

  1. A 600-word abstract/summary of the proposed paper.
    Please clearly identify the title of your paper and the panel category in the online form.

  2. Affiliation details and brief bio
    This would include details of professional status, educational background, institutional affiliation, office address, contact telephone number, and e-mail address. Please also provide, in the section titled 'brief biography' any information about presentations given, publications, and any other relevant information about your research or experience.

  3. Your affiliation to the Asian Society of International Law
    Preference will be given to existing members of the Asian Society of International Law in the selection process. To sign up for membership, Please Click Here.

  4. Whether your participation is dependent on the provision of financial assistance.
    Although the organizers may be able to secure a small sum of sponsorship to provide financial assistance, it is preferable for accepted presenters to secure their own travel funding from their respective institutions.

In addition to paper proposals, proposals for panels will also be considered. A panel should address a topical issue of international law and consist of 5-6 speakers from a range of countries and stages of career development.

Deadline:
Please complete the online submission forms by Monday, 15th April, 2013 (2300 hrs IST)

Online abstract submission for individual papers:
https://esurvey.nus.edu.sg/efm/se.ashx?s=1CC7023E53DD1813

Online submission for panels:
https://esurvey.nus.edu.sg/efm/se.ashx?s=1CC7023E53DD1825

Please note that a student workshop is being organized in conjunction with the conference and it is expected that students will submit their abstracts to that rather than to the conference itself. Any questions about the paper selection process may be addressed to: asiansil-conferences@nus.edu.sg. All enquiries about the India Conference 2013 should be directed to: info.isil@gmail.com

Successful applicants will be informed by mid July 2013 and are required to submit their completed papers and registration to the Conference Organizers by Monday, 30th September, 2013. The paper should be between 6000 and 8000 words.

All papers accepted by the Organizers for the Conference may be featured on the Conference website or as part of the AsianSIL Working Paper Series. Paper presenters are encouraged to submit finalized papers to the Society's new Asian Journal of International Law. Publication is subject to a double-blind peer-review and editorial discretion. Details may be found on the Journal's Web site www.AsianJIL.org.

Contact:
The Indian Society of International Law
V. K. Krishna Menon Bhawan
9 Bhagwan Dass Road,
New Delhi - 110001
Phone: +91-11-23389524, +91-11-23384458/59
Fax: +91-11-23383783
Email: info.isil@gmail.com
Website: www.isil-aca.org

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