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Advocates Act, 1961


57. Power to make rules pending the constitution of a Bar Council-

Until a Bar Council is constituted under this Act the power of that Bar Council to make rules under this Act shall be exercised-

          a. in the case of the Bar Council of India, by the Supreme Court

          b. in the case of a State Bar Council, by the High Court.



Advocates Act, 1961 Back




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