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Indian Journal of Constitutional Law (IJCL): Call for Papers

The Indian Journal of Constitutional Law (IJCL) is a journal on Comparative Constitutional law published annually by the MK Nambyar SAARCLAW Chair in Comparative Constitutional Studies at the NALSAR University of Law, Hyderabad, India.

The Journal serves as a forum for the promotion of scholarship on core and comparative constitutional law issues. The Journal comprises separate sections for articles, essays, case comments, legislative comments and book reviews. It is aimed to provide a source of qualitative and well-researched jurisprudence to constitutional lawyers, academicians and students, while simultaneously encouraging contributions from all these quarters.

IJCL is pleased to invite contributions for its 2016 issue. We shall be accepting original unpublished work in the fields of Constitutional and Comparative Constitutional Law and Theory.

Categories:

  • Articles (6,000-8,000 words):
    Articles are lengthy publications that provide sustained analysis on legal topics. They are either doctrinal or theoretical (or both) and comprehensively deal with relevant literature on the chosen subject to formulate viable assertions. An Article is therefore usually conservative in its method of analysis.

  • Essays (4,000-6000 words):
    Essays are usually more adventurous, challenging existing paradigms and innovatively addressing well known problems. It is not necessary for an essay to be as comprehensive as an article, and it is strongly recommended that essays be considerably more concise, in terms of scope and conceptualization.

  • Case Comments (3,000-4000 words):
    A study of any contemporary judicial pronouncement (Indian or foreign) and must contain its analysis, the context in which the particular judgment has been delivered, its contribution to existing law and must necessarily comment on the judicial process involved. Critical, comparative pieces dealing with similar issues across jurisdictions are encouraged.

  • Legislative Comments (3,000-4,000 words):
    This entails a critical analysis of any existing Indian Legislation or proposed Bills and their constitutional implications. The analysis is expected to be original and technical in nature with specific regard to the constitutional provisions.

  • Other Submissions (2,000-3,000 words):
    Other pieces that do not specifically fall into any of the aforementioned sections will also be considered. The Board specifically solicits Book Reviews, short responses to previous publications and notes on an author's practical experiences in constitutional litigation, judgment deliberation, legislative drafting, etc.

The contributions should adhere to the following specifications:

Citation Format:
All submissions must conform to the Bluebook (19th Edition) system of citation. Speaking footnotes are not discouraged. A submission that is either insufficiently cited or is seen as not adhering to the citation format will be deemed as rejected.

Abstract:
Every submission must be accompanied by an abstract, of not more than 350 words, that outlines the area of study and any important conclusions that may be drawn by the author(s).

Joint Contributions:
Collaborative articles and essays by up to two authors shall also be considered.

Authors:
Authors may submit their designations, current Institutional Affiliations, email and postal addresses and other such details as they might deem to be important. Such details shall be mailed in a separate document and must not appear anywhere in the manuscript or the abstract.

Submission Guidelines:
Submissions should contain the manuscript, abstract and authors' details in three separate documents. All documents must be in Microsoft Word's .doc format only. Submissions must only be in the form of electronic copies. Your submissions will be acknowledged within 48 hours and subject to a thorough review process by the editorial board and faculty at NALSAR. The board shall inform the authors of the reviewer's comments and the authors will be afforded reasonable time to submit a revised drafts keeping in mind the reviewer's comments.

All submissions and other related queries are to be sent to ijcl.cls@gmail.com.

Deadline:
To be considered for the next issue of the Journal (2015), we expect the submissions to reach us before 20th October, 2015.

Contact:
Mr. Priyam Tiwari
Phone: +91-8374778263

Mr. Pratiek Sparsh Samantara
Phone: +91-8790985409

The Indian Journal of Constitutional Law
NALSAR University of Law, Hyderabad
Justice City, Shameerpet,
Ranga Reddy District
Hyderabad - 500 01
Email: ijcl.cls@gmail.com

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