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Journal of Corporate Affairs and Corporate Crimes: Call for Papers

The Journal of Corporate Affairs and Corporate Crimes is the flagship corporate law journal of NALSAR University of Law, Hyderabad. It is one of the few student run journals in India to cater to the area of corporate law and the first student run journal to be dedicated to the area of corporate crimes. The second edition of the Journal was recently released at NALSAR's 12th Annual Convocation which was presided over by the President of India.

Nature of Contributions:

  • Articles: Articles must provide a complete analysis of the area of law which the author seeks to highlight. It must contain a comprehensive study of the existing law, indicating the lacunae therein, and must contain an attempt to suggest possible changes which can address the said lacunae. An article should be between 4,000-5,000 words, exclusive of footnotes.

  • Essays: An essay is more adventurous as it challenges existing paradigms/norms and provides a fresh outlook to common problems. Essays are considerably more concise than articles, in terms of scope and conceptualization. An essay must be between 3,000-5,000 words, exclusive of footnotes.

  • Notes: A note is a relatively concise form of an argument advanced by the author. The focus of a note should be on a relatively new debate or controversy regarding the interpretation or implementation of the law. Notes shall primarily highlight contemporary issues, which need to be addressed, and the authors are expected to offer a solution. The maximum word limit for a note is 2,500 words, exclusive of footnotes.

  • Comments: A comment is where the author may decide to critique any recent/landmark judicial pronouncement or any recent legislation or Bill before the Parliament or the State Legislature. The word limit for a comment is 2,500 words, exclusive of footnotes.

Submission Guidelines:

  1. Format: Submissions are preferred in Times New Roman font, with 1.5 line spacing. Main text should be in font size 12 and footnotes in font size 10. All submissions must be compatible with Microsoft Word 2003 and 2007.

  2. Word Limit: As has already been indicated, the maximum word limit for articles and essays is 5,000 words (exclusive of footnotes) whereas that for notes and comments is 2,500 words (exclusive of footnotes).

  3. Citation Format: The citation format to be used is the Bluebook (19th ed.). In keeping with the same, speaking footnotes are discouraged.

  4. Abstract: Every submission should be accompanied by an abstract of not more than 350 words describing the relevant conclusions drawn in the manuscript. Please note that there is no requirement of prior submission of abstract as the selection of the paper for publication shall be on basis of the full manuscript.

  5. Joint Authorship: Joint authorship or co-authorship is allowed with the maximum of two authors.

  6. Biographical Information of Authors: A separate document with biographical information of the authors must also be attached including the following details: Name, E-mail address, Postal Address, Name and Address of the Institution, Course (if applicable), Academic Year. Please do not mention the above mentioned information in the main manuscript, as this would allow the editorial board to successfully conduct an anonymous review.

Plagiarism Guidelines:
"Plagiarism" means failure to acknowledge ideas or phrases from another source. Such source is not limited to published text. Acknowledgement of others' work is expected even if the source was a discussion (whether oral or written) with another person, or use of materials on the internet

Multiple submissions are not allowed:
"Multiple Submission" means submitting the same, or largely the same, piece of work in more than one journal or competition, without written permission from the instructors involved and/or recycling of any part of a previously written piece of work whether or not published without appropriate reference to their your own prior work. Prior permission shall be required if the recycled work forms more than 5% of the new work.

Misrepresenting work:
Misrepresenting work prepared by another as one's own means submitting work that has been prepared by someone else (whether for payment or not) as one's own work. This would include instances where excessive help is taken from another person such that the assessment objective and intention of the assignment/ exercise is frustrated.

Note: It is assumed that work submitted is authored by the person on whose behalf it is submitted. Falsification of work product is falsifying, concocting or misrepresenting of data, statistics, or other observations/ information, which is strictly prohibited.

Deadline:
The Journal of Corporate Affairs and Corporate Crimes (JCACC) extends the deadline for submission of entries for Volume 3 to 1st December, 2014. All submissions should be made electronically at jcacc@nalsar.ac.in.

Contact:
The Board of Editors,
Journal of Corporate Affairs and Corporate Crimes (2014-15),
NALSAR University of Law,
Justice City, Shameerpet
Ranga Reddy - 500078,
Telangana, India
Email: jcacc@nalsar.ac.in.
Website: www.jcacc.in/.

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