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Indian Journal of Arbitration Law (Vol 2, Issue 2): Call for Papers

The Indian Journal of Arbitration Law is pleased to announce its upcoming issue (Vol 2, Issue 2), which is to be published in September this year.

The Board of Editors cordially invites original, unpublished submissions for publication in the following categories:

  • Articles: which deal with issues of interest and relevance and must demonstrate a high-level of analysis. Articles of a purely descriptive nature, unless about a development in a country or a region which may necessarily be of a descriptive nature, are not preferred. The word length of such Articles should fall within the range of 8,000-10,000 words.
  • Notes: which cover a recent development or are issue-specific. The word limit of such Notes will be 8,000 words.
  • Comments: which entail a critical analysis of an issue of relevance, including case laws and policy developments. The Word limit of such comments will be 8,000 words.
  • Book Reviews (only solicited by the Editors). The editors however welcome any suggestions from academicians, scholars or publishers for Book Reviews.

General Guidelines:

  • All manuscripts submitted which are to be considered for publication in Indian Journal of Arbitration Law [IJAL] must be original works and should not have been published elsewhere.
  • Authors, upon submission, communicate their acceptance of the following conditions:
    • The work, upon publication, becomes the property of IJAL;
    • Permissions for subsequent publication/reprint and/or derivative works must be obtained from the Editors of IJAL.

  • In case of submission of an unsolicited manuscript, the submission itself does not secure a right of publication in IJAL. Subsequently, if the manuscript is found suitable for publication, as per IJAL's standards of quality scholarship, the author(s) will receive a notification of acceptance from the Editors.
  • Submission of solicited manuscripts, on invitation from the editors of IJAL, guarantees publication of the same. However, in the event that such solicited manuscript does not meet IJAL's standards of quality scholarship, final discretion to publish the solicited manuscript vests with the Editors of IJAL.
  • The Editors reserve the right to send contributions, whether solicited or unsolicited, to referee(s) for evaluation of content and quality, in which case the identities of both the Author and the Referee shall remain confidential (i.e. Double-Blind Peer Review).
  • All submissions to IJAL must be topical to the scope and theme of the Journal.
  • The Editors reserve the right to request for copies of any resources or authorities cited in the submitted manuscript. The publication of the manuscript remains subject to the Authors providing such copies.

Deadline:
Manuscripts may be submitted via email to editor.cartal@gmail.com latest by 31st July, 2013. The subject of the mail should be "Submission". The manuscripts should be in either ".doc" or ".docx" format.

Contact:
The Executive Editor
Email: editor.cartal@gmail.com

Download Submission Guidelines

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