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Bar council of india plans to initiate qualifying bar examination from august-september 2010 onwards

The Bar Council of India has signed an ordinance making it compulsory for aspiring lawyers to go through an Entrance Test before practicing it. The move comes after repeated suggestions from the Supreme Court to the Centre to raise the standard of legal education and legal profession in India.

The proposal approved by the Cabinet claims that the Advocates Act, 1961, "May need some amendments with consultation to the senior members of the council in order to consider reintroduction of mandatory apprenticeship and introduction of a qualifying exam for advocates before admission to the bar."

The Directorate of Legal Education set up by the BCI stated that, it has initiated steps to conduct a qualifying bar examination from August-September 2010 onwards. Till date, a student after acquiring a law degree from a recognized University or a Law Institute has to get license to practice from the respective State Bar Council which is affiliated to the BCI.

Records revealed that there are more than 1 million lawyers registered with the BCI. The sole endeavor is to raise the standard of legal profession in India in order to compete with the international standards and to trim down the number of lawyers being added to the profession consistently. As per US statute, an aspiring lawyer has to undergo a mandatory exam before they start with its practical application.

In other countries like UK and Canada, law graduates have to undergo apprenticeship to be eligible to become a lawyer.

Contributed by Mr. B. Abraham Law Student from Siddharth College of Law, Mumbai

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Published by Law Student on May 15, 2010



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