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Lex Terra: Call for Submissions

The Centre for Environmental Law, Advocacy and Research (CELAR) at National Law University and Judicial Academy, Assam (NLUJAA), is pleased to invite scholastic submissions for Issue 37 onwards for Lex Terra (ISSN: 2455-0965), our monthly online publication. Since its inception, Lex Terra has published 33 issues on various debatable facets of the environment and environment-related analytical items. Several academicians, practitioners, and students have contributed to the webzine. Through Lex Terra, we endeavour to facilitate better and greater ideas to create a community of environmentally conscious individuals from the legal and non-legal fraternity.

We are currently soliciting submissions for our forthcoming editions starting from "Issue 37", scheduled to be published tentatively in January 2022.

Submission Guidelines:

  • Lex Terra exclusively accepts manuscripts that revolve around the themes of environmental law and policy research. Possible sub-themes include but are not limited to Climate Change Law and Policy; Sustainable Development; Natural Resource Management Law; Waste Management; Biodiversity Management; Energy Law; Forest Laws; Animal Rights; Agricultural Laws; Environment Impact Assessment; Ecological Restoration; Ecofeminism; Coastal Regulation; Global Commons; Environment, Business and Human Rights; Ecosystem Services; Environmental Ethics; Environmental Economics; and Pollution Control.
  • While contributors are permitted to submit articles on the aforementioned theme across any jurisdiction, we especially encourage submissions exploring customary environmental standards and practices pertaining to North-East India. We, at Lex Terra, firmly believe that the North-East region of India, being rich in biodiversity and natural resources, requires particular attention from an enviro-legal standpoint.
  • All manuscripts and Author details must be submitted only via this form: https://forms.gle/JQBiK3RsKWm5TG2m9.
  • Manuscripts sent via email will not be considered.
  • The word limit, exclusive of footnotes are as follows:
    • Short Articles: 2000 words
    • Enviro-legislative analysis: 1000 words
    • Enviro-legal news & perspectives: 1000 words
    • Enviro-judgement analysis: 1000 - 1500 words
  • Please refrain from using any personal identification details in the manuscript, such as your name or institutional affiliations, to better facilitate the blind peer-review process.
  • Co-authorship among individuals of the same or different institutions is allowed up to two Authors.
  • All works must be original and unpublished. Please ensure that the manuscript submitted to Lex Terra is not simultaneously under consideration at other academic publications.
  • The webzine is committed to publishing pieces of the highest academic quality. Pursuant to this, we have a strict no-plagiarism policy and all manuscripts we receive are put through a plagiarism detection software. Any manuscripts found having a similarity index of more than 25% are summarily rejected. Other pieces depend upon context.
  • Only the unplagiarized manuscripts are sent to the peer reviewers.

Formatting Guidelines:

  • Submissions should exclusively be made in .doc / .docx format.
  • The Authors must follow the Bluebook 20th Edition format for citations.
  • Please adhere to the following formatting guidelines:
    • Title of the article: Times New Roman, font size 14 pt, Upper Case, Centre Aligned, in bold, and in black colour.
    • Main body of the text: Times New Roman, font size 12 pt, Line Spacing: 1.5, Justified, and in black colour.
    • Sub-headings within the main body: Times New Roman, font size 12 pt, All Caps, Left Aligned, numbered using Roman numerals, in bold, and in black colour.
    • Footnotes: Times New Roman, font size 10 pt, Line Spacing: 1, Justified, and in black colour.
  • Abbreviation of a word should only be done at the first instance and should not be repeated later. Please refrain from using terms such as "hereinafter" within the parentheses and do not use periods in these short forms.
  • For example: "The National Green Tribunal Act, 2010 ('NGT Act') is an Act of the Parliament of India which... The NGT Act was enacted to create a special tribunal to handle environmental cases."
  • Writers should not use double quotations unreasonably. Only content used verbatim should be put in quotation marks.
  • Speaking footnotes are strictly prohibited.
  • Hyperlinks to an online citation must be removed. Only the text of the link should be retained.

Review Process and Timeline:

  • All the manuscripts will go through a double-blind peer-review process.
  • The deadline for submissions to be considered for Issue 37 is 31st October, 2021.
  • Due to an overwhelming number of manuscripts that we have received so far, Issue 37 of Lex Terra is scheduled to be published tentatively in January 2022.
  • Please note that the peer review process for Issue 37 will commence only post the deadline. Hence, Authors can expect to receive the final decision with regards to the acceptance or rejection of the submitted manuscript in December 2021.
  • Since the Editorial Board is currently preoccupied with 3 upcoming issues of Lex Terra and additional University commitments, no requests to expedite the review process shall be entertained.
  • It is to be noted that in the event we receive an adequate number of submissions for Issue 37, subsequent submissions will be considered for the forthcoming issues of Lex Terra in 2022.
  • The preliminary screening process that involves running articles through the plagiarism test may take up to 21 days, and the Editorial Board shall endeavour to respond to the Authors at the earliest.
  • The Editorial Board shall communicate their decision of acceptance or rejection to the Author directly within the stipulated time frame.
  • Contributors are requested to address follow-up emails to the Editorial Board only after 21 days.
  • The Authors, while submitting, agree to make any edits, changes, or modifications that the Editorial Board deems necessary for the manuscript's ultimate publication.
  • If the Author's manuscript is considered for publication, they shall be wholly liable to make any required revisions to their manuscript (whether procedural or substantial) in good faith and are expected to cooperate with the Editorial Board at all times.

Submission Form:
https://forms.gle/JQBiK3RsKWm5TG2m9

Contact:
Email: celar@nluassam.ac.in

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