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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)

Developing The Philippine Sovereign Wealth Fund

Through a sovereign wealth fund, the Philippine government can invest its financial assets in the global financial markets to maximize long-term returns. This mitigates the adverse effects of surplus....

Author: Russell Stanley Q. Geronimo   Year: 2018 /Vol: 10 |  Subject: International Law |  (Academic Journals)

Investment Facilitation for Development: A Rights Perspective of Multilateral Governance

This article problematises the proposal to include rules relating to investment facilitation for development at the multilateral level. Embedding rules on investment facilitation will bring foreign di....

Author: Clair Gammage   Year: 2018 /Vol: 10 |  Subject: International Law |  (Academic Journals)

LEGAL INSTRUMENTS OF POLITICAL AND ECONOMIC COMPETITION: TPP T&A AND AUTOMOTIVE ROOS

Rules of origin (ROOs) are not merely neutral, value free formulas to determine entitlement to duty-free, quota free (DFQF) treatment under a free trade agreement (FTA). They are the outcome of tortuo....

Author: Raj Bhala   Year: 2017 /Vol: 9 |  Subject: International Law |  (Academic Journals)

Asean Trade In Goods Agreement (ATIGA) and Its Implementation

The Association of South East Asian Nations (ASEAN) is one of the regional (economic) organizations,....

Author: Huala Adolf   Year: 2017 /Vol: 9 |  Subject: International Law |  (Academic Journals)
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