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THE OLD SHERIFF AND THE VIGILANTE: WORLD TRADE ORGANIZATION DISPUTE SETTLEMENT AND SECTION 301 INVESTIGATIONS INTO INTELLECTUAL PROPERTY DISPUTES

The current systems available for addressing unfair trade practices involving intellectual property are ineffective. While the World Trade Organization’s dispute settlement process suffers from issues....

Author: Zachary Harper   Year: 2018 /Vol: Volume 10-1 |  Subject: Intellectual Property Rights |  (Academic Journals)

CONFLICT RESOLUTION IN A CHANGING WORLD ORDER

Judge Crawford thus described the rule of law, international law and the world order of our era. In these times of Brexit, ISIS, Nexit, Frexit, and Trump, our world order is in a state of crisis. The ....

Author: Marike R. P. Paulsson   Year: 2018 /Vol: Volume 10-1 |  Subject: International Law |  (Academic Journals)

WILL THE PRICE EVER BE RIGHT? CARBON PRICING AND THE WTO

Since the creation of the GATT and later WTO, the global trade governance system has served multiple related purposes – the reduction of tariffs and other trade barriers, the creation of norms around ....

Author: Rohinton Medhora And Maria Panezi   Year: 2018 /Vol: Volume 10-1 |  Subject: International Law |  (Academic Journals)

HOW AMERICAN REJECTIONISM UNDERMINES INTERNATIONAL ECONOMIC LAW

The completion of the Trump Administration’s first two years is an appropriate moment to take stock of the United States of America’s aggressive international economic policies. The Trump Administrati....

Author: Steve Charnovitz   Year: 2018 /Vol: Volume 10-2 |  Subject: International Law |  (Academic Journals)

MERCOSUR- EU TRADE NEGOTIATIONS: ENDING TRADE DIVERSION, STRENGTHENING TRADE INSTITUTIONS

After a long impasse, Mercosur and the European Union are once again negotiating to reach a Free Trade Agreement. The benefits from such a trade liberalization would be significant since these are ess....

Author: Julio J. Nogues   Year: 2017 /Vol: 9 |  Subject: Civil |  (Academic Journals)

AFFIRMATION AND INCORPORATION OF WTO AGREEMENTS IN PREFERENTIAL TRADE AGREEMENTS: CONGRUENCE OR CONFLICT?

The proliferation of preferential trade agreements (PTAs) has already fragmented the World Trade Organisation (WTO) law. Of late, there has been a plethora of scholarly discussions on issues such as c....

Author: James J. Nedumpara And Aditya Laddha   Year: 2017 /Vol: 9 |  Subject: Civil |  (Academic Journals)

LIBERALIZATION COMMITMENTS, FINANCIAL STABILITY SAFEGUARDS AND CAPITAL CONTROLS: PRACTICE EVOLUTIONS FROM GATS TO TPP AND MEGAREGIONAL TRADE AGREEMENTS

Recent economic crises and the reported difficulties faced by governments, attempting to preserve their economic and financial systems from global instability, without breaching trade commitments, hav....

Author: Antoine P. Martin And Bryan Mercurio   Year: 2017 /Vol: 9 |  Subject: Civil |  (Academic Journals)

THE PHANTOM OF THE TPP: THE IMPACT OF THE TPP ON INTERNATIONAL TRADE NEGOTIATIONS

The U.S. President Donald J. Trump decided to withdraw from the Trans-Pacific Partnership (TPP) on January 23, 2017, thus ending the collective TPP-12 enterprise that had begun more than eight years a....

Author: Juan Nascimbene   Year: 2017 /Vol: 9 |  Subject: Civil |  (Academic Journals)

Shareholders’ Action to Claim for Indirect Damages in ICSID Arbitration

International Centre for Settlement of Investment Disputes (ICSID) tribunals have consistently admitted claims by foreign shareholders based on the varying definitions of investment which often includ....

Author: Dolores Bentolila   /Vol: Volume 2 |  Subject: International Law |  (Academic Journals)

A Legal Perspective on Digital Trade: Keeping the Internet Neutral

The issue of internet neutrality, while a subject of heated debate in developed countries across the....

Author: Tvisha Shroff And Katrin Kuhlmann   /Vol: Volume 8 |  Subject: Civil |  (Academic Journals)
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