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Environmental Law and Practice Review: Call for Papers

The Environmental Law and Practice Review (ELPR) is a publication of NALSAR University of Law, Hyderabad, India. It seeks to encourage scholarship in the field of Environment Law & Policy.

It is a peer reviewed journal and is the only Indian journal committed solely to the developments and trends that characterize Environmental Law. ELPR publishes articles on a variety of issues such as natural resources law, environmental policy and other such allied topics pertinent to Environmental law.

We accept contributions in the form of articles, essays, notes and comments. ELPR firmly believes in the importance of originality of ideas and therefore any material submitted to the Journal should not have been published elsewhere or be under consideration at any other publication.

Submission Guidelines:
All submissions must contain an abstract of not more than 300 words.

  1. Article:
    An article may be an exposition of lacunae prevailing in contemporary laws of any country, a comparative study of different laws, or the publishing of research data and analysis in the area of environmental sciences and law. Along with articles engaging in current contemporary themes, pure theoretical works are also welcome.

    It is advisable that the article has a theme or a core argument around which it would ideally revolve.

    The author is expected to make a comprehensive study of the subject and offer fresh innovative solutions for the same. The article should not exceed 10,000 words (inclusive of footnotes).

  2. Essay:
    An essay, as opposed to an article is expected to be more concise and succinct in scope and ought to engage in a contemporary problem in the field of environmental sciences and law without indulging in excessive theorizing.

    The beauty of a good essay lies in the ability of the author to put forward original arguments, observations and criticisms without compromising on brevity. Moreover, an essay should ideally focus on a legal debate, interpretation of law(s) with a genuine approach to the problem.

    It should essentially be a concrete and logical manuscript built around a specific/particular predicament. In other words, the norm is specificity rather than generality. An essay should not exceed 6,000 words (inclusive of footnotes).

  3. Case Comment/Legislative Critique & Notes:
    The author may choose to critique an existing legislation which maybe an Act, Regulation, Rule, Scheme, Policy, Guideline etc. In the alternative, the author may also critique and analyze a bill which is tabled before the Parliament of any country.

    A case comment requires a thorough analysis of the various aspects of the legislation and may focus on the consequences of changes and amendments that would entail before and after its implementation (if the author suggests any).

    A case comment/legislative critique should not exceed 3500 words (inclusive of footnotes).

  4. Book Review:
    A book review shall ideally incorporate a complete analysis and an overview of the book, along with special reference to the original author's ideas, his writing style etc.

    Direct lifting of more than thirty words (i.e. a paragraph) from the book being reviewed is strictly discouraged and will result in immediate disqualification.

    The book being reviewed must pertain to core issues of environmental law or science. It must not date back to more than three years from its date of issue/ publication in the public domain. Although there is no strict word limit for a book review, it should be concise enough to provide the reader a holistic review of the book.

    A book review should not exceed 3000 words (inclusive of footnotes).

Citation Guidelines:
All citations must be strictly in accordance with the Bluebook, 19th edition. Keeping in mind the specifications of the Bluebook, speaking footnotes are discouraged.

Editorial Policy:

  • Joint authorship is permitted and there is no specific cap on the number of authors per submission.
  • Plagiarism in any form shall result in instant rejection of the submission.
  • The decision of the Board -of Editors in this matter is final and binding. The Editorial Board of ELPR shall not be responsible for any material that is libellous or scandalous and the author shall be deemed to have obtained the permission of the referred author in case the work is unpublished.

Deadline:
The last date for submitting entries is 31st January, 2014 (11:59 pm).

Contact:
NALSAR University of Law
Post Box No.1, NISA Hakimpet,
Justice City, Shameerpet,
R.R. District - 500078
Email: nalsar.elpr@gmail.com

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