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Recognition And Responsibility - A Legislative Role For Transnational Corporations In Public International Law — Thoughts From The Perspective Of Human Rights

Transnational Corporations (TNCs) provide goods, services, jobs and tax income for states and are an....

Author: Stefan Kirchner   Year: 2015 /Vol: Volume 7 /Issue:, 2015 |  Subject: International Law |  (Academic Journals)

Exploring Well-being And Gross National Happiness In Sustainable Development Policy Making

In 2012 the government of Bhutan convened a UN meeting aimed at ‘defining a new economic paradigm’ b....

Author: Donatella Alessandrini, Suhraiya Jivraj And Asta Zokaityte   Year: 2015 /Vol: Volume 7 /Issue:, 2015 |  Subject: International Law |  (Academic Journals)

Debunking ‘choices’ In International Trade - Contextualising National Treatment Through The Tort Law Paradigm

One of the basic assumptions that tort law theorists make, is that the law always takes a decision that is prone towards achieving both efficiency as well as the overall reduction in social costs. Gi....

Author: Devarshi Mukhopadhyay   Year: 2015 /Vol: Volume 7 /Issue:, 2015 |  Subject: International Law |  (Academic Journals)

Assessing The Impact Of The Extraterritorial Provisions Of The European Markets Infrastructure Regulation (emir) On Emerging Economies’ Otc Derivatives Markets - A Doctrine Of Proportionality Perspective Challenges And Unresolved Issues

The enactment of extraterritorial national legislation has traditionally elicited debate on its legi....

Author: Jeremmy Okonjo   Year: 2015 /Vol: Volume 7 /Issue:, 2015 |  Subject: International Law |  (Academic Journals)

Indian and Chinese FDI in Developing Asia - The Standards Battle Beyond Trade

At a turning point for trade governance, while developing Asia has become, for the first time, the world’s largest investor region, this article critically examines the normative battle at stake betwe....

Author: Leïla Choukroune   Year: 2015 /Vol: Volume 7 /Issue:, 2015 |  Subject: International Law |  (Academic Journals)

Can The West Justify Its Sanctions Against Russia Under The World Trade Law

The United States as well as several European Nation’s government in March 2014 declared that the actions and policies of deploying the military forces in Crimea by the Government of the Russian Fed....

Author: Rishika Lekhadia   Year: 2015 /Vol: Volume 7 /Issue:, 2015 |  Subject: International Law |  (Academic Journals)

Development Space in India’s Trade and Investment Agreements - A Fresh Look

The paper examines India’s experience in regulating trade and investment, especially since the initi....

Author: James J Nedumpara   Year: 2014 /Vol: Volume 6 /Issue:, 2014 |  Subject: International Law |  (Academic Journals)

The Question Of Market Access In The Field Of Environmental Services - Determining And Defending Its Scope

There is a growing interaction between international trade and human rights around the world

Author: Akhil Raina   Year: 2014 /Vol: Volume 6 /Issue:, 2014 |  Subject: International Law |  (Academic Journals)

Energy Trade as a special sector in the WTO - Unique Features, Unprecedented Challenges and Unresolved Issues

WTO law governs and regulates trade relationships among WTO members. Within the scope of the WTO, energy trade is one of the most significant trade sectors, as it constitutes the largest primary commo....

Author: Dr Rafael Leal-arcas And Ehab S Abu Gosh   Year: 2014 /Vol: Volume 6 /Issue:, 2014 |  Subject: International Law |  (Academic Journals)

Comparative Legal Cultural Analyses Of International Economic Law: Insights, Lessons And Approaches

The effective development and operation of the law faces many obstacles. Among the more intractable ....

Author: Colin Picker   Year: 2014 /Vol: Volume 6 /Issue:, 2014 |  Subject: International Law |  (Academic Journals)
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