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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)

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)

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)

A ‘Heated’ Debate - The WTO’s Climate Question

The exponential growth in international trade in the past few decades brought with it prosperity an....

Author: Ali Amerjee And Nakul Nayak   /Vol: Volume 6 |  Subject: Commercial |  (Academic Journals)

Changing trajectories of Investment Protection in India - An Analysis of Compensation for Expropriation

The standard of compensation for expropriation of alien property continues to remain one of the most....

Author: R Rajesh Babu   /Vol: Volume 6(2) |  Subject: International Law |  (Academic Journals)

Developing Countries And Intellectual Property Enforcement Measures: Improving Access To Medicines Through WTO Dispute Settlement

In 2008 and 2009, customs officials in the European Union, alleging patent infringement detained and seized generic medicines in transit from India to Brazil. The two countries requested consultations....

Author: Melissa Blue Sky   /Vol: Volume 3 |  Subject: Intellectual Property Rights |  (Academic Journals)

The Role Of WTO In Sustainable Development Governance, Revisited

International legal mechanisms in trade dispute resolution, such as the instruments of the WTO, must....

Author: Soo-hyun Lee   /Vol: Volume 10 |  Subject: Civil |  (Academic Journals)

Renewable Energy And Article III:8(a) Of The GATT: Reassessing The Environment-trade Conflict In Light Of The ‘Next Generation’ Cases

Renewable energy has emerged as a popular way to balance environmental concerns with the duty of states to provide their citizens with access to electricity. states have attempted to improve their dom....

Author: Aditya Sarmah   /Vol: Volume 9 |  Subject: Environment |  (Academic Journals)

Re-assessing Mineral Export Restraints As Industrial Policy Instruments: What Role, If Any, For The Wto Subsidy Law?

This article takes stock of the legacy of some new generation WTO disputes relating to trade and environment, specifically with a view to explore whether and, if so, to what extent export restrictions....

Author: Ilaria Espa   /Vol: Volume 9 |  Subject: Civil |  (Academic Journals)
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