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RSRR Journal (Volume 9, Issue 1): Call for Papers

The Editorial Board invites submissions from academicians, practitioners, legal luminaries, and students on the theme "Development and Future of Energy Transition: Analyzing the Legal Landscape".

The energy industry fuels economies all around the world and has a significant impact on other sectors including investment, environment, technological innovation, and international commitments, among others. Presently, the challenge plaguing the industry is regarding the reduction of our dependence on fossil fuels while ensuring that everyone has access to reliable and affordable energy alternatives. This, however, has been accompanied by a plethora of challenges. In view of the unexplored potential of the energy industry, the novel challenges and concerns, and the lack of a sound legal mechanism, RSRR seeks to delve into the theme to review and analyse the present policy framework in light of everyday developments.

The primary objective behind this theme is to provide a platform for legal analysis, insightful commentary, and in-depth analysis that can bridge the gap between relevant legal developments in the energy sectors, and ultimately enhance the discourse surrounding such stigmatized topics.

We welcome submissions from legal practitioners, academicians, students, and members of the legal fraternity.

Sub-Themes:

  • Mapping India's Policy Landscape: Emerging Focus on Renewable Energy
    • Green Hydrogen Policy, 2022: A Solution to Power Security ?
    • Energy Conservation (Amendment) Bill, 2022: An Attempt to Fulfill India's Ambitious Global Goals?
    • Administrative Reforms in the Electricity Appellate Tribunals, and the Electricity Contract Enforcement Authority
    • National Renewable Energy Legislation: Need of the Hour?
  • Disruptive Practices in the Energy Sector: A Legal Analysis
    • Creating a Domestic Carbon Credit Trading Market and Empowering Indian Issuance of Carbon Trade Certificates
    • Carbon Credit Export Policy of India: India's Learning from Other Nations
    • The Legality of Carbon Farming in India: Need for a Regulation
    • Need for Comprehensive Legislation for the Governance of Electric and Battery Operated Vehicles
    • Ensuring Equity and Sustainability in Agriculture: Integration of Solar Practices into Current Agricultural Trends
  • Global Energy Transition Outlook: Lessons for India?
    • The US Inflation Reduction Act: Economy, Energy, and Environment
    • EU's "Fit for 55": A Frontrunner in Renewable Energy Transitions
    • International Agreements and Transition Goals: The Credibility of Promises
  • Mapping the Commercial Domain of Energy-Based Transactions
    • Governing the Increased Anti-Competitive Conduct in the Power Sector: An Industry-Based Legal Analysis
    • Structural and Behavioral Remedies for Competitive Bidding in Wind and Solar Power Sector
    • Simplifying the Application of GST in the Energy Sector: Preparing an Optimal Taxation Structure
    • A Legal Analysis of Insurance Policies in the Project, Infrastructure, and Energy sectors
    • Tracing the Current FDI trends in the Energy Sector: Analysis of the Indian Legal Structure
  • Understanding Consumers Stance in the Energy Transition Model
    • Electricity (Rights of Consumers) Rules, 2020: Role of Prosumers
    • Energy Poverty and the SDG Goal 7: The Balance between Tall Claims and Consumer Reality

Note: The above-mentioned sub-themes and sub-points are only illustrative and not exhaustive, and the authors are free to write upon any other sub-theme, provided it falls within the broad ambit of this Journal's theme.

Categories:
The RSRR invites papers under the following categories:

  • Articles (5,000 to 10,000 words): A comprehensive and thorough analysis of issues related to the theme of the Journal.
  • Short Notes (3,500 to 5,000 words): A note containing brief, terse and pointed arguments revolving around a specific, current issue or an issue of importance which may have not received due research.
  • Case Comments (2,000 to 4,000 words): An academic writing that analyses or is a critique of a recent case.
  • Legislative Comments (2,500 to 4,000 words): A comment that analyses the objective of the legislation and analyses the legal impact of the same.
  • Normative Law Articles (3,000 to 5,000 words): These will explore the opinion of students relating to the specific legislations involved in the theme of the Journal. They seek to bring out a student's view on how a particular legislation or legislative provision should have been drafted to bring out clarity into the law. The authors are welcome to draft amendments (or even a law in entirety) to the existing laws should they believe that the particular legislation requires some amendments. Arguments must be logical and can take into account aspects such as sociological, political, and economic implications of the law.

Instructions for Authors:

  • All submissions must be in Garamond, font size 12, spacing 1.5.
  • All footnotes shall be in Garamond 10, single-spaced, and should conform to the Oxford University Standard for Citation of Legal Authorities (OSCOLA) mode of citation
  • Margins: Left 1 Inch and Right 1 Inch, Top 1 Inch and Bottom 1 Inch (A4).
  • The word limit is exclusive of all the footnotes.
  • Co-authorship is allowed for up to 2 authors.
  • All submissions must include an abstract of a maximum of 250 words.
  • All submissions must be accompanied by a cover letter in a separate document stating the details of the author(s).
  • All entries should be submitted in .doc/ .docx format only.
  • The Author(s) bear sole responsibility for the accuracy of facts, opinions or views stated in the submitted paper. In case of any plagiarism found in the contents of the submitted paper, the Manuscript shall be subject to rejection.

General Guidelines:

  • All manuscripts submitted must be original and should not have been published elsewhere, to be considered for publication in RSRR.
  • All manuscripts will be checked for plagiarism. If plagiarism is detected, the Editorial Board reserves the right of rejection without a review of the manuscript.
  • The manuscript should not contain the name(s) of the author(s), their institutional affiliations, or any other identification markers. The title of the manuscript should indicate the sub-theme that the author(s) have chosen.
  • Upon submission, every manuscript will undergo an internal review by the Board of Editors. If approved, it is subject to a double-blind peer review process.
  • Authors must note that grammatical and legal accuracy, contribution to literature (originality of content), etc. will be some of the major criteria on which the submissions will be analysed. The responsibility for the accuracy of the facts, opinions, or viewpoints stated in the submitted paper shall rest solely with the author(s).

Submission Procedure:
The abstracts and the papers must be mailed to submissionsrslr@rgnul.ac.in, with the subject "Submission for Volume 9, Issue 1 - Type of Submission (Article / Short Note / Case Comment / Normative Law Articles)".

Note: The submissions of abstracts and papers should accompany a cover letter specifying the author's name, designation, institute, contact number, and email for future reference in the mail body itself.

Deadline:
The last date for final paper submission inclusive of the abstract is 19th November, 2022 (11:59 P.M. IST).

Contact:
Email: submissionsrslr@rgnul.ac.in
Website: http://rsrr.in/

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