Articles

Subject: International Law Results: 251

(are) Government(s) Pro-‘cure’(ment)? The Wto And Beyond

Policies on regulating public procurement markets emerged as a necessary response to the patronization of corruption, inefficient use of taxpayer’s m  ...Read More

By: Ali Amerjee | | International Law

‘asean’: Bilaterism or Regionalism?

The Association of Southeast Asian Nations, popularly known as ASEAN, was establish in 1967 as a framework for political, legal, economic and cultura  ...Read More

By: Mr. Saumya Gopalan | | International Law

‘fragmentation’ And ‘judicialization’ Of International Law As Dialectic Strategies For Reforming International Economic Law

International economic law (IEL) continues to evolve through dialectic processes of unilateral, bilateral, regional and worldwide regulation. The hum  ...Read More

By: Ernst-ulrich Petersmann | | International Law

‘ma Patrie, C’est La Langue Française’ – Linguistic Imperialism And Minority Language Rights In International Law

Orwell’s dystopian masterpiece, 1984, describes a society where the government manipulates the thought process of its subjects by forcing them to com  ...Read More

By: Kartik Tripathi | | International Law

‘naming, Shaming And Filing’: Harnessing Indian Capacity For Wto Dispute Settlement

Developing countries generally lack human and institutional capacity for analyzing the compatibility of trade measures taken by themselves and by oth  ...Read More

By: James J Nedumpara | | International Law

2010 – 2011: Taking The Road Less Travelled

I look back on the two years since Trade, Law and Development’s inception with an overwhelming sense of pride as well as a twinge of sadness, for thi  ...Read More

By: Meghana Sharafudeen | | International Law

A “philosophy-evolution” Of Self-determination In International Law And Politics: A Basket Full Of Water?

The right to self-determination has over the years metamorphosed to a principle of international law with complex and vague precision. Its evolutiona  ...Read More

By: Prof. Dr. A. Kingsley Anya And Dennis Odigie | | International Law

A Balancing Act: Using Wto Dispute Settlement To Resolve Regional Trade Agreement Disputes

This note outlines a proposal for creating and maintaining a strong and balanced international trade law framework. The author argues that the instit  ...Read More

By: Felicity Hammond | | International Law

A Bittersweet Celebration

It may seem paradoxical to begin this Special Issue with an apology. Indeed, this Special Issue celebrates five years of Trade, Law and Development’s  ...Read More

By: Shashank P. Kumar, Meghana Sharafudeen And Yogesh Pai | | International Law

A Comparative Review Of David Gantz, Regional Trade Agreements: Law, Policy And Practice (durham: Carolina Academic Press, 2009)

From the close of the Second World War until the mid-1980s, international trade liberalization efforts tended to focus more heavily on sweeping multi  ...Read More

By: Raj Bhala, Matt Odom, Ben Sharp | | International Law
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