Filter:
Total Records: 51
 

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   |  Subject: Banking |  (Articles by Professionals)

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)

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)

Transparency in Investment Treaty Arbitration & Asia’s Mixed reception

The United Nations Convention on Transparency in Treaty-based Investor-State Arbitration (“Mauritius Convention” or the “Convention”) has been lauded by scholars such as Stephan Schill as underscoring....

Author: Mahdev Mohan, Siraj Shaik Aziz and Kartik Singh   Year: 2018 /Vol: 10 |  Subject: International Law |  (Academic Journals)

NEW DEVELOPMENTS IN WTO ACCESSION PRACTICE: COMMITMENTS ON THE ELIMINATION OF EXPORT DUTIES IN RECENT PROTOCOLS OF ACCESSION

The accession process to the World Trade Organization (WTO) has not changed considerably in comparison to that of the General Agreement on Tariffs and Trade (1947) and has remained highly political in....

Author: Dylan Geraets   Year: 2018 /Vol: 10 |  Subject: International Law |  (Academic Journals)

EXPLORING THE NAIROBI DECISION ON EXPORT COMPETITION: ARE WTO MEMBERS BOUND BY IT?

On 19th December 2015, the Nairobi Decision on Export Competition was adopted at the 10th WTO Ministerial Conference being held at Nairobi, Kenya. It encompassed negotiations relating to four elements....

Author: Kuruvila M. Jacob and Nidhi Kulkarni   Year: 2018 /Vol: 10 |  Subject: International Law |  (Academic Journals)

INDIA - SOLAR CELLS AND MEXICO - TAXES ON SOFT DRINKS: MULTILEVEL RULE OF LAW CHALLENGES IN THE INTERPRETATION OF ART. XX (D) OF GATT 1994 IN WTO CASE LAW

Rule of law is developed by various institutions of government and judiciaries at the national, regional, and international level. The interface of rules of law between various systems poses problems ....

Author: Henrik Andersen   Year: 2018 /Vol: 10 |  Subject: International Law |  (Academic Journals)

Rethinking the Regulation of International Foreign Investment: Recent Developments in Brazil, South Africa and India

This article analyses the global rethink in international investment law regimes by focussing on recent developments in Brazil, India and South Africa which, among developing countries, have witnessed....

Author: Akshat Agarwal   Year: 2018 /Vol: 10 |  Subject: International Law |  (Academic Journals)

Service Contracts and the CISG

The story of the United Nations Convention on Contracts for the International Sale of Goods (‘CISG’ or ‘the Convention’) is one of worldwide success. It has been ratified by 85 states, potentially cov....

Author: Dr. Ingeborg Schwenzer, Julian Ranetunge and Fernando Tafur   Year: 2018 /Vol: 10 |  Subject: International Law |  (Academic Journals)
123456