AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
 
Search Colleges
Course Name:
State:
City:

Add Colleges
Institute
Course


Sawaal Jawaab
Have a Sawaal? Ask


Search Questions


Law College Events and News


 







Jindal Law Journal (Volume 1, Issue 1): Call for Papers

The Jindal Law Journal (JLJ) is a student-edited, double-blind peer-refereed journal of the Jindal Global Law School, O.P. Jindal Global University. The journal is an endeavour by the students to promote high quality legal research and scholarship.

The journal will focus on comparative and interdisciplinary perspectives of law, in the context of society, development, governance and public policy, economics, human rights, science and technology, environment, literature and the arts and international relations.

Theme:
Access to Justice in the Contemporary Indian State: Policies, Institutions and the Rule of Law

Call for Papers - Inaugural Issue
What does a purely procedural approach to the rule of law entail? Would such an approach foster more legitimate institutions in India? How would such an approach determine the success of India's domestic, economic and social development objectives from an institutional standpoint?

With national elections approaching, the inaugural issue of the JLJ seeks to explore the effect and role of a procedural approach to the rule of law in creating institutions that are both strong and worthy of popular legitimacy and conducive to broader goals of development as applicable to the contemporary Indian state.

By a procedural approach to the rule of law, we refer to an approach that encloses within its scope, varied issues from those such as the control of corruption, transparency in judicial appointments, order and security, quality of regulatory enforcement (including government initiatives, deregulation, trade-related measures, and other regulatory policies) in the state, exercise of fundamental rights that can be curtailed through rule of law provisions, open government, information technology, political stability to the legal education system.

In this issue, we focus on the 'contemporary Indian state' to define specific normative goals of development as well as to bring in various current political, legal and social events/issues (as mentioned above) in the hope to shed insight on procedurally and normatively necessary standards in key institutions to ensure that their working is compatible with defined development goals and the needs of the Indian society.

Our goals in carving out such a niche are two fold. First, we seek to bring key legal institutions in India towards a 'thinner' conception of the rule of law where public and private law are seen as necessary functional and political complements. Second, we hope to bridge the gap between conceptions of the rule of law as a set of normative ideals and as an institutional framework.

The Journal invites original submissions, in adherence with its vision, for its inaugural issue in Spring, 2014.

Nature of Submissions:

  1. Articles (8,000 to 20,000 words)
  2. Notes and essays (5,000 to 8,000 words)
  3. Book Reviews (2,000 to 4,000 words)

Note: Book Reviews must be accompanied by all requisite information about the book, e.g. the name of the author(s) and editor(s), edition of the book reviewed, year of publication, name of publisher and place of publication.

Submission Guidelines:

  • Deadline for submission for inaugural issue: 20th December, 2013. Submissions will be accepted on a rolling basis.
  • Cover Letter: Submissions must be accompanied by a cover letter with the following details- name of the author (s), institutional affiliation, title and category of the submission as well as contact details.
  • Submissions should be mailed as MS Word *.doc, *.docx or OpenOffice *.odt files in Times New Roman, font size 12, double spacing. Please do not email PDFs.
  • Co-authoring is permitted.
  • The submission must not have any references to the identity of the author (s) or their institution.
  • JLJ follows the Harvard Blue Book - A Uniform System of Citation (19th edn.) style of referencing. Contributors are requested to comply with the same.
  • Please email your submissions to jlj@jgu.edu.in. The subject of the mail should be 'Submission for Inaugural issue'.
  • For any other clarifications, kindly email us at jlj@jgu.edu.in?

Submission Policy:

  1. The author (s) must confirm that the submission is original, not previously published or being considered for publication anywhere else.
  2. Further, the author (s) must also specify that they take the responsibility to ensure that the submission does not contain any material that infringes copyright or any other rights of third parties and that it does not contain any defamatory, obscene, racially prejudicial or otherwise unlawful or disputed material.

Contact:
The Editor, Jindal Law Journal
O. P. Jindal Global University,
Sonipat Narela Road, Near Jagdishpur Village,
Sonipat, Haryana - 131001
NCR of Delhi, India
Phone: 0130-3057800/801/802
Fax: +91-130-3057888
Email: jlj@jgu.edu.in
Website: http://www.jgls.edu.in/

rss feed img


Law College Events and News Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys