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ITMU Law Review (Vol. 1, Issue 2): Call for Papers

ITMU Law Review (ISSN 2321-9904) is a peer-reviewed biannual academic publication of the Centre of Post-Graduate Legal Studies (CPGLS) at School of Law, ITM University, Gurgaon. This publication is an endeavour to serve as a forum for the promotion and circulation of views on contemporary legal issues among members of the legal profession, academicians, and students.

The Law Review will be composed of articles, essays, case comments, legislative comments and book reviews. It encourages contribution from all such quarters including members of the legal profession, teachers of law and other related fields, and students. However, it is a policy of the Law Review to restrict student contributions to case comments / legislative comments.

Categories:
Contributions for "ITMU Law Review" are solicited under the following heads:

  • Articles:
    An article is expected to include a comprehensive review of the existing law in a particular area of study, and is conservative in both choice and analysis of subject. The subject matter is expected to be dealt with in a detailed and thorough manner.

  • Essays:
    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:
    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.

  • Legislative Comments:
    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.

Submission Guidelines:
Contributions should adhere to the following specifications:

  • Word Limit:
    The word limit for articles and essays is between 7,000 to 8,000 words (inclusive of footnotes), while case / legislative comments must be confined to less than 3,000 words.

  • Citation Format:
    The citation format to be used is The Bluebook: A Uniform Method of Citation (Columbia Law Review Ass'n et al. eds., 19th Ed. 2010). Speaking footnotes are generally discouraged.

  • Abstract:
    Every submission must be accompanied by an abstract of not more than 100 words, which outlines the area of study and any important conclusions that may be drawn by the author(s).

  • Covering Letter:
    All personal details, including name, year, name of College / University, postal address, phone number and e-mail id, must be provided in a separate letter or file, and must not be mentioned in the document or file containing the submission.

We encourage submission of contributions electronically. Kindly attach your contributions in MS Word format, mark the subject line of email as "Contribution for ITMU Law Review" and send it to ilr@itmindia.edu.

Deadline:
The last date for submission of the Final Paper along with Abstract is 11th October, 2015

Contact:
Ms. Gabriella Ruhil
Phone: +91-9871527457

Ms. Garishma Bhayana
Phone: +91-8130107882

Ms. Sunethra Sathyanarayanan
Phone: +91-9650980259

ITM University
HUDA Sector 23-A,
Gurgaon - 122017
Phone: +91 124 2365811 to 13
Fax: + 91 124 2367488
Email: ilr@itmindia.edu
Website: www.itmindia.edu

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