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Edited Book on "Dynamics of Corporate and Commercial Laws in a Globalised World" - Call for Chapters

The editors are looking for high-quality contributions in the form of Call for Book Chapters on "Dynamics of Corporate and Commercial Laws in a Globalised World" from Research Scholars, Academicians, and Professionals from the legal field and inter-disciplinary streams.

The Chapters must address the key issues pertaining to Corporate and Commercial Laws in the era of Globalisation from National and International perspectives.

Title of the Book:
Dynamics of Corporate and Commercial Laws in a Globalised World

About the Book:

  • Globalization has opened the doors to markets of countries around the world for trade and commerce for which Corporate and Commercial laws have displayed effectiveness and efficiency.
  • Corporate and Commercial laws deal with various concepts involving business, commerce, trade, economics and consumer transactions, and many other important aspects.
  • Commercial Law operates with an extensive perspective of legal impact on business and is essentially more widespread as compared to Corporate law.
  • While, the main concern of Corporate Law is the activities of a Corporate entity, its organization, administration, and various issues that connect with the management of a Company, Commercial law largely includes the law of contracts, trade law, banking law, taxation law and several other areas of law that are imperative for a Corporate entity to thrive.
  • The book, "Dynamics of Corporate and Commercial Laws in a Globalised World" aims to identify and connect with various aspects of Corporate and Commercial Laws in the era of Globalisation that has evolved with the ever-changing times.

Themes:

  • Corporate Laws
  • Commercial Laws
  • Banking Laws
  • Intellectual Property Laws
  • Consumer Protection Laws
  • International Trade Law
  • Energy Laws
  • Cyber Laws
  • Sustainable Development
  • Dispute Resolution Mechanism
  • Women and Entrepreneurship
  • Law and Economics

Note: The topics mentioned here are not exhaustive and contributors may also contribute to other topics related to the above mentioned themes.

About the Authors:

  • Dr. Ankita Sharma is an Assistant Professor of Law at Amity University, Haryana
  • Dr. Archna Sehrawat is an Assistant Professor of Law at Amity University, Haryana

Eligibility:
The submissions are welcome from Academicians, Research Scholars, Students, Professionals as well as anyone with a deep interest in the subject.

Submission Guidelines:

  • Word Limit: The Chapter may be between 3000 to 7000 words including footnotes.
  • Authors' Details: Details about the author(s), including qualifications and institutional affiliations, if any, are to be mentioned in the Cover Letter.
  • Co-authorship: up to 2 authors permitted.
  • Plagiarism: Only original and un-plagiarised work needs to be submitted. The plagiarism level must be less than 15%.
  • Abstract: The Chapter must be accompanied by an Abstract of not more than 300 words with 5 Keywords.
  • Citation: A uniform mode of citation i.e. Bluebook 19th edition must be followed throughout the work.
  • Font Details: Times New Roman, Size 12, Line Spacing 1.5, Justified.
  • Footnotes: Times New Roman, Size 10.
  • Review: The submissions received would be reviewed by the Editorial Board to determine whether the subject matter is within the scope of the themes and to assess the quality of the manuscript.
  • Publication: The Book will be published with ISBN by Walnut Publication.

Publication Charges:

  • There is a Publication fee of INR 1,000 at par for all the contributors such as students, researchers, academicians, law practitioners etc.
  • In the case of Co-Author/s, each Co-Author/s is chargeable with the same fee as of Author (i.e. 1000/- each).
  • Payment for publication is required to be done after the Acceptance of the submitted Chapter is communicated to the author/s by the Editors.

Registration Form:
https://docs.google.com/forms/d/e/1FAIpQLScNu3rEVRAeqmJWilwh-C0AiEeO1V33kH_ENSt4ZDcOEbpp8A/viewform

How to Submit?
No pdf format shall be entertained. All submissions are to be made via e-mail as MS Word documents at asresearch.law@gmail.com.

Submission Deadline:
All submissions including the Abstract must be sent on or before 21st August, 2022.

Contact:
Ms. Ankita Sharma
Phone: +91-8739852596

Ms. Archna Sehrawat
Phone: +91-9560135912

Email: asresearch.law@gmail.com

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