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International Tax Principles in BRICS and OECD Countries: Divergences and Convergences

The Brazilian Institute of Tax Law (IBDT) is pleased to invite young researchers/ lawyers up to 35 years old on 30/September/2013, who are currently enrolled in a postgraduate study in the field of law from all over the world or involved in a research project certified by a law professor to write papers for the International Tax Conference sponsored by the International Fiscal Association (IFA) as part of the David R. Tillinghast Research program.

Date: 30th September and 1st October, 2013
Venue: Law School of the University of Sao Paulo

The conference will be grounded on International Tax Principles in BRICS and OECD Countries: Divergences and Convergences.

As part of IFA's David R. Tillinghast Research Programme, the Conference will be held at the Law School of the University of Sao Paulo (USP) on September 30, 2013. Some of the world's leading scholars on international taxation are taking part in the event, which will consist of six panels on different Tax Law matters.

Confirmed speakers include prominent scholars from Brazil, China, India, France, UK and the Fiscal Committee of the OECD. The presentations of each panel will be followed by debates with invited professors.

Objectives of the Conference:
It is important to mention that the event has a scientific purpose and will pursue three goals:

  1. nvolvement of students and young researchers/lawyers,
  2. presentations by speakers followed by debates, and
  3. publication of the results on a book of the event.

Call for Papers:

Criteria:
The candidates must be young lawyers up to 35 years old on the date of the event (30th September, 2013) law or involved in a research project certified by a law professor.

Papers are to be written in English and should be between 3,000 and 5,000 words (not including bibliography) on the following 6 subjects related to the panels:

  1. Tax Judges and Tax Treaty Interpretation: Influence of Internal Law, International Guidelines and Interpretations in other Countries.
  2. Transfer Pricing: (1) arm's length principle versus worldwide unitary taxation; (2) secondary and correlative adjustments and domestic legislation.
  3. Tax Avoidance, Tax Evasion, Transparency and Exchange of Information.
  4. Tax Treaty Policy: Taxation of Services.
  5. Tax Incentives and Attraction of Investments.
  6. Tax Protectionism and Tax Discrimination: Relevance of Multilateral and Bilateral Trade and Investment Agreements.

They must be submitted by email to ibdt@ibdt.com.br and received by July 15th, 2013. Each paper must contain its author's name, mini curriculum and a valid contact address on the first page. The candidate must bear in mind that the selected papers may be published on the book of the event.

Selection:
The best text up to a maximum of two texts for each subject shall be selected by the speakers of its panel. The chosen authors will then be invited to come to Sao Paulo and make a brief presentation of their conclusions during the event. The IBDT will grant each selected paper's author USD 500.00 for travel expenses. For authors residing in Asia, the granted amount will be USD 750.00.

Contact:
Instituto Brasileiro De Direito Tributario
Av. Brig. Luiz Antonio, 290 7 andar Conjs. 71/72
Expediente das 9:00 as 18:00 h
01318-902 Sao Paulo SP
Phone: (11) 3105 8206
Fax: (11) 3241 5348
Email: ibdt@ibdt.com.br
Website: http://ibdt.com.br

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