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Indian Law Review: Call for Papers

Indian Law Review, Journal of the National Law Institute University invites articles, notes, comments, book reviews on contemporary legal issues or policy from the faculty and students of law Universities/Departments in India and abroad for the Vol.VI.

The Indian Law Review aims at providing an anvil on which the legislations, judgments and legal policies are discussed and given a desired and fruitful shape with a holistic approach to serve the cause of justice. The ILR seeks to publish legal writings of scholarly nature. Clarity of thought and expression is mandatory. The interdisciplinary approach on legal issues from specialists of other disciplines is also welcome.

Submission Guidelines:
Though there are no hard and fast rules for scholarship, but the editorial policy suggests that generally the articles will be 8000-10,000 words which will either develop a theory or applied law on research findings.

A comment is a shorter version of 4,000-5000 words which discusses a legal issue, case law or legal policy expressing comment on the flaw (if any) and offering a right (in the opinion of the author) direction on the highlighted issue. Notes and reviews are of descriptive summary of a judgment, new legislation, and legal policy with contemporary importance in social or legal context. A book review also falls in the same category. The purpose of notes and reviews is to acquaint the reader with the contemporary developments in the legal field.

Procedure:
Font size: 12, Spacing: 1.5, Type of letters: Times New Roman

Mode of Citation:
The Blue Book: A Uniform System if Citation (Nineteenth Edition).

Undertaking:
The Indian Law Review intends to publish only the original contributions from the legal scholars, jurists and students on variety of legal issues. Each write up shall be enclosed with an undertaking that the contribution is the author's original work and has not been published or sent for publication elsewhere or not the repetition of the published work with incremental changes. NLIU doesn't hesitate to initiate legal action in cases of plagiarism.

Copyright:
The copy right of the published articles is deemed to be assigned to the National Law Institute University, Bhopal. However, for non-commercial purposes the use of published material is not prohibited. Proper acknowledgement and intimation to NLIU is least expected and will be highly appreciated.

All articles, comments and reviews, whether solicited or unsolicited, will be reviewed by the Editorial Board and the decisions of the Editorial Board shall be final. Any changes suggested or made by the Editorial Board are intended only to further refine the ideas advanced by the author, not to replace them. The Editorial Board will try to reach the author whether suggested changes should be made or not and the author's opinion will be given due respect. Authors are requested to verify the references, and quotations before submitting their manuscripts.

Please also send an abstract of one paragraph of the article. The manuscripts should be addressed to:
The Editor, Indian Law Review,
National Law Institute University,
Kerwa Dam Road, Bhopal - 462 044 (M.P)

Deadline:
The deadline for submission of soft copy is 10th December, 2014. Please send the soft copy to: nliulj@yahoo.com CC drssprakash@yahoo.co.in. The submissions received after the due date will be considered for the next issue.

Contact:
Mr. Sanjay
sanjay_nliu@rediffmail.com

National Law Institute University,
Kerwa Dam Road,
BHOPAL - 462 044
Phone: +91-9893338967
Fax: 0755-2696965
Email: nliulj@yahoo.com
Website: www.nliu.ac.in

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