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The Indian Student Law Review (ISLR): Call for Papers

The Indian Student Law Review (ISLR) is primarily a student's initiative representing the School of Excellence in Law, The Tamil Nadu Dr. Ambedkar Law University, Chennai. It is a unique Journal released by the Premier Law Institution in the State of Tamil Nadu.

Theme:

The Indian Student Law Review (ISLR); ISSN 2249-4391 invites Articles, Notes and Book reviews on the theme

  • Company Law
  • Arbitration
  • Taxation (restricted to GST, DTAA, MAT, Cross Border Mergers, CSR, BEPS, PE) for the 2015-2016 Edition of the journal.

Categories:

  • Articles (3000 - 5000 words)
  • Notes (1000 - 1500 words)
  • Book reviews (800 - 1000 words)

The contributions must be original and exclusive. It should not be slated for review or publication elsewhere. Mere submission of your work does not guarantee publication. The Editorial Board reserves full rights in terms of scrutinisation, selection and publication. The contributions should strictly confine to the above laid contours.

Submission Guidelines:

  • The working Font is Times New Roman. The main content must be of font size 12 pt. The Line Spacing shall be 1.5. The Foot Notes shall be single spaced with font size of 10 pt. Argumentative and running foot notes are to be avoided.
  • The numbers in the pages shall be consecutively marked on the right side bottom of the page.
  • The paper shall commence with an Abstract of maximum 250 words. 5 Key Words have to be enlisted.
  • The Articles should approximately vary between 3000 words to the maximum of 5000 words including the references.
  • The Notes shall be approximately 1000 words and shall not exceed 1500 words.
  • The Book Reviews shall be approximately 800 words and shall not exceed 1000 words.
  • The contributors shall divide the papers into Sections, which also includes Sub-sections (core and allied components). A minimum of 4 components (not exceeding 6) shall be identified.
  • Quotations shall be sparingly used. Unnecessary Italics and Bolds shall be avoided. Italics may be permitted for Principles / Doctrines, Maxims, Etymology and Case Laws.
  • Avoid Capitalization as much as possible except in cases of Legal Jargons, Terms and Statutory Reference. For Example: Article, Section, Treaty, Resolution, Draft Etcetera.
  • Abbreviations shall be used only in cases of frequent use. For Example: if 'United Nations' is frequently used, then it shall be abbreviated to UN (In case of popular abbreviations, the contributor is requested to adhere to the known form of abbreviation, Ex: united nations shall not be abbreviated to UniNat).
  • Punctuations should be sparingly used. Single quotation marks must be used.
  • In terms of cross references Supra and Infra can be selectively used.
  • The contributions must strictly relate to verifiable data. Adequate information must be provided for the sources relied. In case of supportive sources due acknowledgment must be furnished.
  • In general, sources from Newspapers and Magazines should be avoided. In select cases, based upon the subject requirement, it may be permitted.
  • Co-authorship of maximum two people is allowed.
  • Contributions not adhering to the above said rules shall be rejected.
  • All submissions should be sent to submission.islr@gmail.com

Deadline:
Students, members of the academia, research scholars and others interested may send in their work latest by 10th January, 2016.

Contact:
School of Excellence in Law,
The Tamil Nadu Dr. Ambedkar Law University,
"Poompozhil", 5, Dr. D.G.S. Dinakaran Salai,
Chennai - 600 028, Tamil Nadu
Phone: 044 - 24641212
Email: submission.islr@gmail.com
Website: www.tndalu.ac.in

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