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1st GNLU-ONGC International Essay Competition on International Contracts

The 1st ONGC - GNLU International Essay Competition on International Contracts on the theme "Recent Trends in International Contract, Jurisdictional Issues and the Global Commercial and Investment Governance" attempts to provide a platform for the law students for expressing their views on various aspects of International Contract and recent developments taking place across the globe in international transactions. The sub-themes / topics of the competition ensure to provide global relevance and encourage the participants to analyze and convey their thoughts and probable solutions on the topics.

Theme:
Recent Trends in International Contract, Jurisdictional Issues and the Global Commercial and Investment Governance.

Sub-Topics / Sub-Themes:

  • Does the United Nations play any meaningful role or live up to the expectations of large majority of developing nations in the International Contract Formation?
  • Cross-border transactions and role of UNCITRAL
  • The UNCISG & UNCITRAL and International Trade Contracts
  • Recognition and validity of Electronic Contracts: Legislative Landscape in common law and civil law countries
  • Consumer Interest and Electronic Contracts: An Urgent Need for International Protocol
  • International Regulations in Punitive Sanctions for the Breach of Contract
  • Enforcement of awards resulting from dispute settlement of international contracts in
  • Indian Courts
  • Jurisdictional Issues in Settlement of Disputes of International Contracts: Latest Global Issues and Challenges
  • International Commercial Contracts and Protection of the Interests of Parties: A Sector Approach, i.e Infrastructure, Maritime Employment, Manufacturing Goods, Multimodal Transportation
  • Level playing field in negotiation and conclusion of international contracts between industrialised and developing countries
  • Important trends from the case-law of OECD countries and learning lessons for developing countries
  • International Contracts in Oil and Gas Sectors: Best Practices for the Public Sector Undertakings of India
  • Can tangible, realistic and measurable yardsticks constituting the Sustainable Development or Millennium Development Goals (MDGs) be made mandatory element of international contracts?
  • Importance of professional ethics and values in drafting, negotiating and concluding international contracts - Best Practices
  • The role of Good Faith and Fair Dealing in International Contracts

Eligibility:
The competition is open to all students from India and/or abroad, pursuing full time undergraduate or post graduate Law Programme from a recognized University/College/Institution

Guidelines for Submission:

  • The essays must be submitted in English Language only.
  • The essays should be typed in Times New Roman, Font Size 12 with line spacing of 1.5.
  • The margins should be 1" or 2.54 cm on all sides.
  • The footnotes must be in Times New Roman, Font size 10 and line spacing of 1.
  • The citation must be according to OSCOLA Format (http://www.competitionlaw.ox.ac.uk/published/OSCOLA_Guide.pdf or Harvard Bluebook 19th Edition.
  • The minimum word limit for the essay is 3000 words and maximum word limit is 5000 words (including footnotes).
  • The essay can be co-authored (maximum number ideally 2); however, each participant has to register separately.
  • Multiple entries by the same author are not permitted.
  • Only original work is invited and any kind of plagiarism will lead to disqualification.
  • The essays published elsewhere or selected for publication shall be disqualified.
  • The essays can be sent in '.doc' of '.docx' format.
  • The participants are required to send the following details in a separate word document along with the essay with a covering letter:
    • Name:
    • Address:
    • Name of the College / Institute / University:
    • Programme Enrolled & Year:
    • Email id:
    • Contact No:
  • Scanned Copy of College / University ID Card must also be sent along with the submission.

Deadline:
The essays must be submitted in soft copy and sent by email to jaston@gnlu.ac.in with the subject line '1st GNLU - ONGC International Essay Competition on International Contracts' on or before 25th March, 2014.

Prizes:

  • 1st Prize: Rs. 7,000/-
  • 2nd Prize: Rs. 5,000/-
  • 3rd Prize: Rs. 3,000/-

Certificates will be issued to the Winners as well as to all participants.

Declaration of Result:
The winners will be notified by email and on the GNLU website on 15th April, 2014.

Contact:
Email: jaston@gnlu.ac.in
Website: www.gnlu.ac.in

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