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A Compendium on Health Laws: Call for Papers

Every sector has its own professional and social responsibilities. Health care industry and law are subjects with an inherent dynamism. Health Law, the branch of law dealing with various aspects of health care, starting from the evolution, the practices of caregivers, the rights of patients and the liabilities thereon. Its expanding dimension with enduring research and advancements in technology increases its complexity because it touches socio, legal and ethical contours of human civilization. To understand the intricacies of this nascent field of law needs a comprehensive study comprising all possible health concerns of human being. Taking into consideration of the above said issues, this book is a collection of various articles written by expert legal luminaries having long standing experience in this field. The book is intended to offer to the undergraduate and postgraduate students about laws relating to health encompassing public policy, knowledge of Constitutional Law, International Law including evidential Jurisprudence, etc. This book explores health in its socio-legal context and beyond.

The book critically examines and reflects upon the relationship between law and health. It starts from the premise that health includes both good and ill-health at individual and population levels and should be viewed as a social and cultural construct that is influenced by science, medicine and technology, as well as by the law itself. The science and practice of public health have re-emerged from the shadows of high-technology medicine. Growing ranks of public health law practitioners, teachers, and scholars are pioneering innovative new strategies. The compilation of this book involves indefinite revisions and improvement so this attempt of us is by no means to be considered a completed book. Suggestions from the readers are welcome.

Suggested Themes:

  • Constitutional Protection to Health Care
  • Law and Legal System in India
  • Medical Jurisprudence
  • Contemporary Health Issues and Challenges

Note: The above mentioned lists of themes are illustrative and not exhaustive. The authors are welcome to submit their papers on any topic which is related to the core theme.

Submission Procedure:

  • Academicians, Researchers and practitioners are invited to submit an abstract of 300- 350 words clearly explaining the topic and objectives of the proposed research paper on or before 30th June, 2022 to email:- lawcriticindia@gmail.com
  • Submissions must be made in .doc/.docx formats only.
  • Authors will be notified by 5th July, 2022 about the status of their abstract.
  • Full papers are expected to be submitted by on or before 30th September, 2022.
  • All manuscripts will be accepted based on a double-blind peer review editorial process.
  • There shall be a rigorous review process comprising of 2 stages. The editorial board will ensure a greater standard of review and identification of quality academic writing. The authors shall be intimated about the status of their manuscript at every stage.
  • The decision of Editors shall be final and binding with regard to the manuscript. They reserve the sole rights to the publication of the selected articles in addition to; inter alia, any edits/amends/reproduction.
  • The submissions must be accompanied with a covering letter in a separate document containing the following details of the author and co-author (if any):
    • Name:
    • Affiliation / Academic Qualification:
    • Contact Number and e-mail address:
    • Postal address:

Publication / Formatting Guidelines:
We accept submissions under the following categories:

  • The title of the manuscript should be appropriate.
  • Articles of length not exceeding 4000 words (exclusive of footnotes).
  • All submissions are to contain an abstract, of not more than 300 - 350 words and key words (not more than five) accompanying the article.
  • By submitting the article, the author undertakes that the article is an original work and has not been submitted, accepted or published elsewhere.
  • Full names of all the author(s) and designation must be given.
  • The submission should not be plagiarized, and free from grammatical, spelling and other errors. Plagiarism over 15% will result in summary rejection of the submission.
  • Co-authorship is allowed for a maximum of two authors.
  • All submissions must follow the Bluebook (20th Edition) style of citation; non-conformity will be a ground for rejection.
  • Submissions must be in Times New Roman font, with size 12 and the line spacing 1.5
  • All footnotes must be in Times New Roman font, with size 10 and line spacing 1.
  • Submissions must be made in .doc/.docx formats only.

Important Dates:

Abstract Submission Deadline:

30th June, 2022

Notification of Acceptance of Abstract:

5th July, 2022

Full Paper Submission:

30th September, 2022

Final Acceptance Notification:

20th October, 2022

Contact:
Ms. Sanyukta Moitra
Phone: +91-9832072000

Ms. Chandrani Chatterjee
Phone: +91-9832380044

Mr. Dipankar Debnath
Phone: +91-9932906953

Email: lawcriticindia@gmail.com

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