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HOW AMERICAN REJECTIONISM UNDERMINES INTERNATIONAL ECONOMIC LAW

The completion of the Trump Administration’s first two years is an appropriate moment to take stock of the United States of America’s aggressive international economic policies. The Trump Administrati....

Author: Steve Charnovitz   Year: 2018 /Vol: Volume 10-2 |  Subject: International Law |  (Academic Journals)

WILL THE PRICE EVER BE RIGHT? CARBON PRICING AND THE WTO

Since the creation of the GATT and later WTO, the global trade governance system has served multiple related purposes – the reduction of tariffs and other trade barriers, the creation of norms around ....

Author: Rohinton Medhora And Maria Panezi   Year: 2018 /Vol: Volume 10-1 |  Subject: International Law |  (Academic Journals)

CONFLICT RESOLUTION IN A CHANGING WORLD ORDER

Judge Crawford thus described the rule of law, international law and the world order of our era. In these times of Brexit, ISIS, Nexit, Frexit, and Trump, our world order is in a state of crisis. The ....

Author: Marike R. P. Paulsson   Year: 2018 /Vol: Volume 10-1 |  Subject: International Law |  (Academic Journals)

THE OLD SHERIFF AND THE VIGILANTE: WORLD TRADE ORGANIZATION DISPUTE SETTLEMENT AND SECTION 301 INVESTIGATIONS INTO INTELLECTUAL PROPERTY DISPUTES

The current systems available for addressing unfair trade practices involving intellectual property are ineffective. While the World Trade Organization’s dispute settlement process suffers from issues....

Author: Zachary Harper   Year: 2018 /Vol: Volume 10-1 |  Subject: Intellectual Property Rights |  (Academic Journals)

Cracks In the 'Crown Jewel'--Whither 'Prompt Settlement' of WTO Disputes?

In a span of just two decades, the World Trade Organisation (WTO) has issued a remarkable number of ....

Author: Jayant Raghu Ram   /Vol: Volume 10 /Issue:(2), 2018 |  Subject: Civil |  (Academic Journals)

Strategising Protectionism: An Analysis of India's Regulation of Anti-Dumping Duty Circumvention

Circumvention (or evasion) of anti-dumping duties, though widely debated during the Uruguay Round ne....

Author: Bhumika Billa   /Vol: Volume 10 /Issue:(2), 2018 |  Subject: Civil |  (Academic Journals)

Defining Anti-Dumping duties under European Union Law

Anti-dumping duties are a payment levied by a State to counter injurious dumping. This levy is deman....

Author: Nicolaj Kuplewatzky   /Vol: Volume 10 /Issue:(2), 2018 |  Subject: Civil |  (Academic Journals)

How American Rejectionism undermines International Economic Law

The completion of the Trump Administration's first two years is an appropriate moment to take stock ....

Author: Steve Charnovitz   /Vol: Volume 10 /Issue:(2), 2018 |  Subject: Commercial |  (Academic Journals)

Renascence of The Red Dragon: A Critique On The EU and US Response to China's Transition to a Market Economy under the WTO

China's Protocol of Accession to the WTO in its subparagraph 15(a)(ii) allowed the WTO Members to tr....

Author: Abhishek Rana   /Vol: Volume 10 /Issue:(2), 2018 |  Subject: Civil |  (Academic Journals)

Virtual Water, Embodied Carbon And Trade Law: Conflict Or Coexistence?

Water shortages and climate change are among the most serious threats facing humanity, and are of im....

Author: Daniel Magraw And Radhika Venkataraman   /Vol: Volume 10 /Issue:(2), 2018 |  Subject: Civil |  (Academic Journals)
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