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Rules and Regulations of the Indian Law institute

1.     Interpretation.

a.     "Institute" means The Indian Law Institute

b.    "Council" means the Governing Council of the Institute

c.     "Committee" means the Executive Committee of the Institute

d.    "General body" means General body of members of the Institute                         

e.     "President" means the President of the Institute.

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2.     Patrons.

a.     Subject to their consent, the President of India, the Vice-President of India and the Prime Minister will be patrons.

b.    The Council may invite such other persons, as it may deem fit. to be patrons.

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3.     Members. There will be the following classes of Members

a.     Foundation Members.

b.    Life Members.

c.     Ex-officio Members.

d.    Co-opted Members.

e.     Corporate Members.

f.     Associate Members.

g.    Honorary Members,

h.     Corresponding Members.

              i.        Ordinary Members.

a.     Foundation Members : Foundation Members are those-

                      i.        Who took an active interest or part in the establishment of the Institute and are enrolled as such, including persons whose names appear as the first members of the Governing Council and the Executive Committee in clause 4 of the Memorandum of Association :

                     ii.        who are enrolled as such on a payment of not less than Rs. 250 within six months of the registration of the Institute, or such later date as may be fixed by the President, whether before or. after the exp" of the said period of six months.

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b.    Life Members:  Life Members are those persons of high status in the field of law who are enrolled as such in accordance with the provisions laid down in the bye-laws.

c.     Ex-officio Members :  Subject to their consent, the Chief Justice and other Judges of the Supreme Court of India, the Chief Justices of the several High Courts in India, the Attorney-General, the Solicitor-General, the Advocate-General of the several States, the Home Minister, the Finance Minister, the Law Minister, and the Education Minister An the Government of India, the President of the Indian  Branch of the International Law Association, the President of the Indian Council of World Affairs, the Chairman of the Universities Grants Commission, the Vice-Chancellors and Deans of the Faculties of Law of the Universities in India, which are established by an act of Legislature, will be members ex- officio.

d.    Co-opted Members :  Co-opted Members are those co-opted by the Governing Council in accordance with the provisions laid down in the bye-laws.

e.     Corporate Members :  The Executive Committee may, in accordance with the provisions laid down in the bye-laws, admit any Bar Association, Advocates Association, or University, or any body of persons or association of persons devoted to study, practice or administration of law, as a Corporate Member.

f.     Associate Members :  The Executive Committee may, in accordance with the provisions laid down in the bye-laws, enrol any person who is or has been a Judge, legal practitioner or law teacher in a foreign country as an Associate Member.

g.    Honorary Members :  Honorary Members are those who are enrolled as such in accordance with ,the provisions laid down in the bye-laws, on account of their meritorious ,contribution to the science of law or the growth or reform of law or administration of justice.,

h.     Corresponding Members :   Corresponding Members are those persons, other than citizens of India, who are enrolled;as such in accordance with the provisions laid down in the bye-laws, for their meritorious contribution to the science of,law or the growth or reform of law or the reform of law or the administration of justice.

                      i.        Ordinary Members :  Ordinary Members are those Indian citizens who are enrolled as such in accordance with the provisions laid down in the bye-laws.

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4.     Office-bearers of the Institute.- The following will be the office-bearers of the Institute :

a.     President :  The Chief Justice of India will be the President, ex-officio.

b.    Vice-President : The Law Minister in the Government of India and the Attorney-General will be Vice-Presidents ex-officio.

There will be one other Vice-President elected by the Governing Council in accordance with the provisions laid down in the bye-laws.

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a.     Executive Chairman who will be nominated by the President.

b.    Secretary who will be nominated by the President.

c.     Treasurer who will be nominated by the President.


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