AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Advocates Act, 1961


26A. [(Note:- Subs. by Act 60 of 1973, sec.20) Power to remove names from roll

A State Bar Council may remove from the State the roll the name of any advocate who is dead or from whom a request has been received to that effect.]



Advocates Act, 1961 Back


 



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys