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The National Law School of India Review (Volume 32(2)): Call for Papers

The NLSIR is the flagship law review of the National Law School of India University, Bangalore, India. The NLSIR is a bi-annual, student edited, peer-reviewed law journal providing incisive legal scholarship on issues that are at the forefront of contemporary legal discourse. In the past 31 years, the NLSIR has regularly featured articles authored by judges of the Indian Supreme Court, senior counsels practicing at the Indian bar, and several renowned academics from national and foreign universities.

The National Law School of India Review (NLSIR) is now accepting submissions for its upcoming issue - Volume 32(2) which will be a special issue of the NLSIR and will follow the theme of the XIII NLSIR-Samvad Partners Symposium i.e., 'Unpacking Reservations in India: Theory, Practice, and Beyond'.

The most recent volume of the NLSIR, Vol. 31, will feature contributions by Professor Anthony Cassimatis (TC Beirne School of Law, Australia), Professor Philippe Cullet (School of Oriental and African Studies, London) and Professor Kalpana Kannabiran (Council for Social Development, Hyderabad), among several others. Moreover, NLSIR has the distinction of being cited twice by the Supreme Court of India, with the latest one in the landmark judgment in Justice K.S. Puttaswamyv. Union of India. NLSIR has also recently been cited in Justice R. S. Bachawat'sLaw of Arbitration and Conciliation, a leading treatise on arbitration law in India.

Submission Categories:
Submissions are accepted for the following categories:

  • Long Articles: Between 5,000 and 10,000 words. Papers in this category are expected to engage with the theme and literature comprehensively, and offer an innovative reassessment of the current understanding of that theme. It is advisable, though not necessary, to choose a theme that is of contemporary importance. Purely theoretical pieces are also welcome.
  • Essays: Between 3,000 and 5,000 words. Essays are far more concise in scope. These papers usually deal with a very specific issue and argue that the issue must be conceptualized differently. They are more engaging and make a more easily identifiable, concrete argument.
  • Book Reviews: Between 2,000 to 3,000 words.
  • Case Notes and Legislative Comments: Between 1,500 and 2,500 words. This is an analysis of any contemporary judicial pronouncement or a new piece of legislation whether in India or elsewhere. The note must identify and examine the line of cases in which the decision in question came about and comment on implications for the evolution of that branch of law. In case of legislative comment, the note must analyze the objective of the legislation and the legal impact the same is expected to have.

All word limits areexclusive of footnotes. The journal is flexible regarding the word count depending on the quality of the submission. Pieces in any of the above categories with relevance to India or Indian law are particularly welcome. This, however, is not a pre-requisite.

Formatting and Citation Guidelines:

  • The body of the manuscript should be in Times New Roman, font size 12 with 1.5 linespacing. The footnotes should be in Times New Roman, font size 10 with single line spacing.
  • The manuscript should contain only footnotes (and not end notes) as a method of citation. Citations must conform to OSCOLA (Oxford University Standard for the Citation of Legal Authorities) (4thedn.) style of citation.
  • Authors are required to adhere to the NLSIR Styleguide: https://drive.google.com/file/d/1xDh-eW4_JbgpNDqGG-GN5p62BMQEgRd-/view?usp=sharing

How to Submit?

  • The NLSIR only accepts electronic submissions. Submissions may be emailed to mail.nlsir@gmail.com under the subject heading"32(1) NLSIR - Submission". All submissions must contain the following:
  • The manuscript in .doc or .docx format. The manuscript should not contain the name of the author or his/her institutional affiliation or any other identification mark.
  • A separate cover letter in .doc or .docx format containing the name of the author, professional information, the title of the manuscript, and contact information.
  • An abstract of not more than 150 words.

Deadline:
Please send in your submissions before 31st March, 2020 in order for them to be considered for our special issue, i.e., Vol. 32(2).

Contact:
Mr. Sharan A. Bhavnani
Editor-in-Chief, NLSIR
National Law School of India University, Bangalore
Nagarbhavi, Bangalore, Karnataka
Email: mail.nlsir@gmail.com
Website: http://www.nlsir.com

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