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Trade, Law & Development (Special Issue on Government Procurement): Call for Submissions

Founded in 2009, the philosophy of Trade, Law and Development has been to generate and sustain a constructive and democratic debate on emergent issues in international economic law and to serve as a forum for the discussion and distribution of ideas. In keeping with these ideals, the Board of Editors is pleased to announce Government Procurement as the theme for its next Special Issue (Vol. VII, No. 1).

The Plurilateral Agreement on Government Procurement ('GPA') aims to promote transparency, integrity and competition in the purchase of goods and services by government agencies. Preferential treatment for domestic goods and services are envisaged as trade barriers.

Participating governments are also required to put in place domestic procedures by which aggrieved private bidders can challenge procurement decisions and obtain redress in the event of inconsistency with the GPA. However, States have political and economic interests in promoting their own small and medium scale industries. Therefore, the attempt to harmonize these objectives raises issues with reference to market access and the benefits of "good governance" under the GPA. These subjects have not received sufficient analysis from mainstream academia yet. Consequently, existing literature is inadequate to effectively equip policymakers to deal with such issues.

The revised GPA entered into force on April 6, 2014 and enabled parties to realise gains in market access to the tune of billions of dollars annually. This Special Issue, currently scheduled for publication in July, 2015, will provide an ideal platform to deliberate on Government Procurement initiatives at the WTO. Accordingly, the Board of Editors is pleased to invite original and unpublished submissions for the Special Issue on Government Procurement for publication as 'Articles', 'Notes', 'Comments' and 'Book Reviews'.

Manuscripts may be submitted via e-mail, Espresso, or the TL & D website: www.tradelawdevelopment.com.

General Guidelines:

  1. All manuscripts submitted which are to be considered for publication in Trade, Law and Development "TL & D" must be original and should not have been published elsewhere.
  2. After the first publication of a manuscript with TL & D, permission for any subsequent publication in another forum must be obtained from the Journal's Board of Editors.
  3. Submission of an unsolicited manuscript to the editors does not secure a right of publication in TL & D. In case the manuscript is found suitable for publication, as per TL & D's standards of quality scholarship, the author(s) will receive a notification of acceptance from the Editors.
  4. Submission of solicited manuscripts, on invitation from the editors of TL & D, guarantees publication of the same. However, in the event that such solicited manuscript does not meet TL & D's standards of quality scholarship, final discretion to publish the solicited manuscript vests with the Journal's Board of Editors.
  5. The Editors reserve the right to send contributions, whether solicited or unsolicited, to referee(s) for evaluation of content and quality, in which case the identities of both the Author and the Referee shall remain confidential (i.e. Double-Blind Peer Review).
  6. All submissions to TL & D must be topical to the scope and theme of the Journal, as provided in the "Editorial Policies" section of the TL & D website.
  7. The Editors reserve the right to request for copies of any resources or authorities cited in the submitted manuscript. The publication of the manuscript remains subject to the Authors providing such copies.
  8. All correspondence must be done via e-mail and should be addressed to: The Editor-in-Chief, Trade, Law and Development (Email: editors@tradelawdevelopment.com)

Specific Guidelines:

  1. Articles must deal with issues of interest and relevance and must demonstrate a high-level of analysis. Articles of a purely descriptive nature, unless about a development in a country or a region which may necessarily be of a descriptive nature, are not preferred.
  2. Aside from Articles, we seek shorter Notes which cover a recent development or are issue-specific; Comments, which entail a critical analysis of an issue of relevance, including case laws and policy developments; and Book Reviews which are solicited by the Editors. The editors welcome any suggestions from academicians, scholars or publishers for Book Reviews.
  3. Manuscripts with a word length of 10,000-20,000 words are published as Articles; however, any departures from this limit may be considered on a case-by-case basis by the Editors. Shorter pieces of less than 10,000 words are published as Notes and Comments.
  4. An "Abstract" must precede the body of the manuscript (except in case of Book Reviews).
  5. The Journal follows the system of citation as prescribed in The Bluebook: A Uniform System of Citation (19th Edition). Although not imperative, prospective authors are advised to follow the same, or follow another standard and uniform citation style.
  6. Contributions which are specifically concerning the theme of development and developing issues are encouraged.
  7. As a convention, British English shall be followed.

Submission Process:

  1. Authors may submit manuscripts in accordance with the above laid down guidelines either online or by way of e-mail.
  2. Online submissions may be made through: (1) Our own TLD-OJ System; or (2) BEPress Expresso Submission Service
  3. We accept submissions on a rolling basis.
  4. Submissions made by way of E-mail must mention in the subject field - "Manuscript Submission [Article/ Note/ Book Review]" and should be addressed to: The Editor-in-Chief, Trade, Law and Development (Email: editors@tradelawdevelopment.com)

Submission Preparation Checklist:
As part of the submission process, authors are required to check off their submission's compliance with all of the following items, and submissions may be returned to authors that do not adhere to these guidelines.

  1. The submission has not been previously published elsewhere.
  2. The submission file is in Microsoft Word (.doc/.docx) format with minimum use of Macros.
  3. The text adheres to the stylistic and bibliographic requirements outlined in the Author Guidelines, which are found in the Specific Guidelines.
  4. In case this is your first submission, an updated C.V. mentioning the authors' name, affiliation, qualifications and contact details, as well as a cover letter is to be submitted along with the Manuscript.

Copyright:
Authors, upon submission, communicate their acceptance of the following conditions:

  1. The work, upon publication, becomes the property of Trade, Law and Development;
  2. Upon publication, the work is licensed under a Creative Commons Attribution-Noncommercial-No Derivative Works 3.0 Unported License
  3. Permissions for subsequent publication/reprint and/or derivative works must be obtained from the Editors of the Journal.

Privacy Statement:
The names and email addresses entered in this journal site will be used exclusively for the stated purposes of this journal and will not be made available for any other purpose or to any other party.

Deadline:
The last date for submission is 15th February, 2015.

Contact:
Editors-in-Chief
Trade, Law and Development
National Law University
NH -65, Mandore
Jodhpur, Rajasthan
India - 342 304
Phone: +91 291 2577 530
Email: editors@tradelawdevelopment.com, ali.amerjee@tradelawdevelopment.com
Website: www.tradelawdevelopment.com

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