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RGNUL Financial and Mercantile Law Review - Special Issue on International Commercial Arbitration

RGNUL Financial and Mercantile Law Review (ISSN NO: 2347-3827) is an academic initiative of the Rajiv Gandhi National University of Law to promote research and debate in areas of financial and economic impute emanating out of legal issues. The review looks to understand the legal paradigm prevalent in India and South East Asia and how it affects finance and other cross border mercantile activities. The RFMLR generally appreciates submissions which have a basis in Indian, South East Asian and International Law. It lays emphasis on publishing work that is at the cutting edge of doctrinal, theoretical and empirical research.

In the contemporary world, commercial arbitration has played an important role in dispute resolution. With the expansion of globalization, there is a substantial increase in the number of parties belonging to multiple jurisdictions. Taking into account these concerns arbitration has emerged as an alternative to court proceedings for it ensures neutrality and enforcement (due to the ratification of New York Convention by over 150 countries).

With an influx of overseas commercial transactions and open ended economic policies acting as a catalyst, international commercial disputes are steadily rising. However, much of the concerns related to this field have not adequately dealt under the International legal regime.

For instance, in the case of Dallah, there emerged a conflict between conventional arbitration and conventional court proceedings. So, it is imperative to explore the different dimensions and scope of International commercial arbitration and litigation in the light of recent developments.

This issue of the RGNUL Financial and Mercantile Law Review intends to focus on emerging area of International commercial arbitration specially the change in perspectives, observed in last decade in relation to explaining the comparative strengths and weaknesses of International commercial dispute resolution mechanism. The scope of the theme is subject to all extended parameters including all possible interpretation and dimensions.

Submissions may conform to the following heads:

  • Articles(5,000 - 15,000 words):
    An article is an incise and detailed assessment of a legal issue and it details all relevant literature pertaining to the issue and enunciates possible solutions to the same.

  • Notes (2,000 - 5,000 words):
    Notes are much more specific studies of contemporary issues.

  • Reviews (10,000 words):
    Book reviews must be done for books published within the past two years and the book must pertain to finance and mercantile law. Book Reviews should include all relevant information relating to the book reviewed. It should include the title of the book reviewed, the name(s) of the author(s) / editor(s), publication information, i.e. place of publication, name of publisher, year of publication, total number of pages inclusive of the index, the type of binding (soft cover / hardcover) and the price of the book.

  • Essay (5,000 words):
    Any new ideas and perspectives on emerging and upcoming or perceived legal issues may be dealt with via this head. The research need not be detailed.

  • Sidebar (1000 words):
    It is a comment or a short essay on a recent legal event or a comment on an academic piece.

Submission Guidelines:

  • All submissions must be 1.5 spaced in Times New Roman, font size 12 and justified. The prescribed word limits are exclusive of footnotes.
  • All submissions must be in conformity with The Bluebook, A Uniform System of Citation (19th Edition). The review employs footnotes as the method of citation.
  • Only footnotes may be used as the form of citations. End notes shall not be accepted. All footnotes must be in Times New Roman, size 10, single-spacing and justified. The Rules of Citation are derived from The Bluebook, A Uniform System of Citation (19th Edition)
  • Electronic submissions (on website or email) should ideally be made in Word Format (.doc) / (.docx)
  • No biographical information or references, including the name(s) of the author (s), affiliation(s) and acknowledgements should be included in the text of the manuscript, file name or document properties.
  • An abstract of not more than 300 words describing the submission must be submitted along with the submission.

Co-authoring of Papers:
Co-authoring of papers between individuals of the same or different institutions is permissible. The maximum number of authors per submission is 2, however, in case of a sidebar, the permissible no. of authors is 1.

Deadline:
The third edition of the review has a deadline of 31st October, 2015. Submissions should be emailed to: rfmlr@rgnul.ac.in.

Contact:
Rajiv Gandhi National University of Law, Punjab
Sidhuwal - Bhadson Road,
Patiala, Punjab
Phone: 0175-2391600/601/602/603/604
Fax: 0175-2391690
Email: rfmlr@rgnul.ac.in
Website: www.rgnul.ac.in

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