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International Symposium on Contemporary International Affairs

The Indian Journal of Law & International Affairs (ISSN 2518-3257), in association with F & D Foundation and Faculty of Law, Jamia Millia Islamia, New Delhi, is going to organise the 2nd Edition of the International Symposium on Contemporary International Affairs.

Date: 7th April, 2018
Venue: Auditorium, Faculty of Engineering and Technology, Jamia Millia Islamia, New Delhi

Who can participate?
Students, academicians, bureaucrats, professionals, diplomats, researchers etc. from various fields of law and / or international affairs, allied subjects and multi-disciplinary fields are invited to contribute to the Symposium.

Themes of the Symposium:
The themes and sub-themes listed below are only indicative to give the prospective Authors an idea about the ambit of discussion and may be used to take inspiration should the Authors want to write about issues along the same threads.

  • International Humanitarian Law:
    • Scope of the existing international legislations in tackling the issue of Internally Displaced Persons (IDPs)
    • The "Shift Cold" Military Tactic vis-a-vis International Humanitarian Law
    • International law as a tool to curb Accidental Nuclear Detonations
    • Privatisation of War
    • Right to Self-Determination of a State and Modern International Law
    • Asylum and Rights of Refugees fleeing persecution

  • Diplomacy and Extradition:
    • Changing Diplomatic policies regarding Recognition of States
    • Diplomatic Immunity and its limitations under International Law
    • Laws regarding extradition for grave crimes
    • Role of Peacekeeping Operations in controlling violence in war-hit countries
    • Cultural, Economic and Environmental Diplomacy
    • Trans-boundary Crisis Management

  • International Armed Conflicts, War, and Terrorism:
    • Tackling Non-International Armed Conflict under International Law
    • Protection of Cultural Heritage during Armed Conflict: Necessity and Ethics
    • Role of Private Military and Security Companies in Armed Conflicts
    • The contribution of LOAC to the humanization of International Law
    • Law of Armed Conflict and its influence on the rules on State Responsibility in International Law
    • The growth of rights and obligations of individuals and the Non-State armed groups under LOAC

  • Air and Space Law:
    • International Law and Military use of Outer Space
    • Commercialisation of Space activities and Regulatory challenges vis--vis International Space Law
    • Moon Treaty: critical appraisal
    • Sub-orbital Space Tourism in view of Regional International Law
    • Dispute Redressal Mechanism in Air and Space law and its Efficacy
    • Indian policy issues and challenges in securing the Outer Space

  • International Nuclear Law:
    • Environment and Human Rights issues of Nuclear Power; State Role and Responsibility
    • Prospects and need for Radioactive Waste Management
    • Nuclear Deterrence, Disarmament and Non-Proliferation
    • State of Nuclear Proliferation in a Unipolar World Order
    • State Responsibility and Liability in Nuclear Law
    • Radiation Protection System: Indian and International Framework

  • International Military Law:
    • Use of Military Justice to stifle Civilian Dissent
    • The emergence of Un-manned Military Weapons
    • Civilian control of the Military: Consequences & Effectiveness
    • Civil and Military Justice: Where to draw the line?
    • The Military's response to changing norms regarding race, sexuality, and gender, including the challenge of sexual assault
    • Global Financial Crisis in light of World Military Spending

  • International Trade & Business Law:
    • Conflict on 'Centre of Main Interest' between two distinct nations in cross-border insolvency proceedings'
    • The politics of compliance in the disputes in WTO
    • International Arbitration Reforms in Asia-Pacific
    • Incorporating and enhancing cross-border Insolvency Laws under the realm of UNCITRAL
    • Significance of Regional Agreements on Multilateral Trade Regimes
    • Non-Trade Concerns at WTO

Call for Papers:

Submission Guidelines:
The Abstract should be accompanied by a cover page comprising a brief profile of the Author including the current academic position, e-mail ID, contact number and official address.

  • The word limit for Abstracts is 200 - 250 words.
  • The submissions should be original and unpublished.
  • Co-authorship is allowed up to five persons.
  • Full name(s) of the Author(s), along with their designations must be given.
  • The Harvard Bluebook (19th edition) citation style should strictly be followed in the submissions, non-compliance to which will lead to it being summarily rejected.
  • The word limit for research papers is 2500 - 3500 words (maximum, excluding footnotes).
  • The body of the paper should be in Times New Roman, with font size 12 pt and 1.5 line spacing. Footnotes should be in Times New Roman with font size 10 pt and single line spacing.
  • A margin of four centimeters should be left on all sides.
  • Page borders should not be used.
  • The paper should be submitted in MS Word Format.

Abstracts & research papers may be submitted to the Convener of the symposium at symposium.ijlia@outlook.com

Registration Fees:

  • Indian Authors:
    • Bonafide Students: Rs. 1500/-
    • Researchers / Professionals: Rs. 2000/-

  • Authors from Foreign Countries
    • Bonafide Students: US $30
    • Researchers / Professionals: US $40

Important Dates:

Last date for Abstract Submission:

22nd March, 2018

Notification of selected Abstracts:

25th March, 2018

Last date for submission of papers:

3rd April, 2018

Symposium:

7th April, 2018

Contact:
Ms. Saravna Vasanta
Editor-in-Chief, Indian Journal of Law & International Affairs
Phone: +91-9013478664

Mr. Musheer Zaidi
Managing Editor, Indian Journal of Law & International Affairs
Phone: +91-9643767947

The Indian Journal of Law & International Affairs
Email: symposium.ijlia@outlook.com

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