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Westminster Law Review (Volume 3, Issue 2): Call for Papers

The Westminster Law Review is an online peer-reviewed journal publishing articles, comments and book reviews of a broad legal and interdisciplinary nature by students, academics and professionals in the legal field.

For the purposes of a consistency throughout the journal authors must adhere to the style guidelines mentioned below. Submissions not adhering to these guidelines will be returned for the necessary changes to be made prior to review.

Before you submit your article, please proofread for spelling, punctuation and grammar. If a submission has major errors in these areas, we will consider it unpublishable and return for changes to be made.

Categories:
All articles must be between 5,000 and 10,000 words, including footnotes. Articles between 4,500 and 5,000 may be publishable, but this depends on the quality of your article.

All comment pieces must be around 2,500 words, including footnotes, and book reviews must be between 700 and 1000 words, without footnotes.

Footnotes:
All footnotes must be in written in style of OSCOLA

Font:
Articles must be written in Calibri style, size 11, with multiple line spacing of 1.15.

Headings:
We encourage sub-headings to break up the text for the purpose of readability. However, please do not use more than one level of sub-heading i.e. a main title (in bold and centered) at the top of the article and one level of subheading (in bold and left-justified, but without numbering).

Submission Guidelines:
Authors may submit directly on the website under 'Submissions' where they will also find further details regarding the submission process or may email the Executive Director at submissions@westminsterlawreview.org

The publication date is 1st April, 2014.

Deadline:
The submission deadline for Volume 3, Issue 2 is 31st December, 2013.

Contact:
Email: submissions@westminsterlawreview.org
Website: http://www.westminsterlawreview.org

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