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Hanging in the Balance: The Prohibition of Protectionism in Article III and XX of the GATT 1994 in Light of the “Inherent Balance” Theory

The Multilateral Trade System has dealt multiple times with measures that violate the International Trade rules and the general notion of free strade, in favour of protectionism. The latter has mainly....

Author: Marios Tokas   Year: 2019 /Vol: Volume 11 |  Subject: International Law |  (Academic Journals)

Investment Facilitation in the WTO Multilateral Agenda: Drawing Lessons From the EU -India IFM

This article discusses the idea of an investment facilitation agreement in the WTO through the lens ....

Author: Maria Laura Marceddu   Year: 2019 /Vol: Volume 11 |  Subject: International Law |  (Academic Journals)

Significance of International Investment Arbitration in India’s Efforts Toward Instituting A Robust Regulatory Regime

Investment treaties are often understood as the paramount protections for the foreign investors acro....

Author: Anujay Shrivastava and Kaustubh Kapoor   Year: 2019 /Vol: Volume 11 |  Subject: International Law |  (Academic Journals)

Multilateral Development Banks, Their Memb er States and Public Accountability: A Proposal

More than 25 years ago the multilateral development banks (MDBs) began establishing independent acco....

Author: Daniel D. Bradlow   Year: 2019 /Vol: Volume 11 |  Subject: Banking |  (Academic Journals)

The Developments of ISDS Mechanism Initiated by the EU Investment Court System and China’s Choice

The European Union has initiated fundamental transformations to the existing investor-state dispute settlement (“ISDS”) mechanism by introducing the investment court system (“ICS”) in recently conclud....

Author: Liang Yong and Zhao Daiwei   Year: 2019 /Vol: Volume 11 |  Subject: International Law |  (Academic Journals)

THE INTERNATIONAL BAR ASSOCIATION AND TRADE IN LEGAL SERVICES: META LAW-MAKING IN INTERNATIONAL ECONOMIC LAW?

This article presents the International Bar Association as a highly-influential but often overlooked non-state actor through the lens of its involvement in the standardization of Mutual Recognition A....

Author: David Collins   Year: 2019 /Vol: Volume 11 |  Subject: International Law |  (Academic Journals)

The Relationship between International Economic Law and Public International Law: The Role of Self-Contained Regimes

The development of specialized areas of international investment law and international trade law has increasingly called into question the relationship between these areas and general international la....

Author: Donald McRae   Year: 2019 /Vol: Volume 11 |  Subject: International Law |  (Academic Journals)

The Developing Trend of the World ISDS Mechanism : Echoes from China and the Approaches to be Adopted

Due to the fact that the International Centre for Settlement of Investment Disputes [“ICSID”] has be....

Author: Xiao Wei   Year: 2019 /Vol: Volume 11 |  Subject: International Law |  (Academic Journals)

EXPORT-LINKED SUBSIDIES IN APPARELS: INDIA, USA AND THE WTO

India has a large positive trade balance in apparels and is ranked among the top 10 apparel exporting countries. However, of late, the export growth has stagnated and the USA has taken India to the W....

Author: Dr. Arpita Mukherjee, Angana Parashar Sarma, Soham Sinha   Year: 2019 /Vol: Volume 11 |  Subject: Miscellaneous |  (Academic Journals)

Investment Facilitation for Development: A Rights Perspective of Multilateral Governance

This article problematises the proposal to include rules relating to investment facilitation for development at the multilateral level. Embedding rules on investment facilitation will bring foreign di....

Author: Clair Gammage   Year: 2018 /Vol: 10 |  Subject: International Law |  (Academic Journals)
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