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The Indian Law Institutes Bye Laws

Passed at meeting of the Governing Council held at 4 p.m. on 20th January, 1957, at the residence of the President (Chief Justice of India), 1, Safdailung Road, New Delhi.

1.       There shall be a sub-committee of three of the Executive Committee for scrutinising membership applications and admitting members , the sub-committee shall satisfy itself that a person possesses the qualifications mentioned in the Rules and Regulations as well as in the bye-laws for the class of membership proposed.

2.        

              i.        The following may be enrolled as Corporate Member

a.     Any recognised Bar Association or is Association.

b.    Any registered society devoted to the study of law or administration of justice.

c.     Any University.

d.    The Inter-University Board of India.

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     ii.        The following may be enrolled as Ordinary Members

a.     Persons who are or have been legal practitioners.

b.    Persons who are or have been judicial officers.

c.     Persons who are or have been teachers in a University or any recognised educational institution.

d.    Persons who are Barristers-at Law or have a University Law Degree or equivalent qualifications in the opinion of the Executive Committee.

a.     Persons who are or have been in Public Administration or in the administration of Universities or other recognised education institutions '

b.    Persons who in the opinion of the sub-committee, are fit and proper to be enrolled as members on account of their interest in the growth and reform of law and administration of justice.

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    iii.        A person may be co-opted as a Member of the Institute by the Governing Council on the recommendation of the Executive Committee and subject to the approval of the President.

    iv.        A person, who, in the opinion of the sub-committee, possesses the requisite qualifications as specified in the Rules and Regulations of the Institute, may been rolled as an Associate Member.

     v.        A person may be enrolled as an Honorary Member if-

a.     he possesses the requisite qualifications as specified in the rules and regulations ,

b.    the approval of the President has been obtained by the Executive Committee for consideration of the proposal to enroll him as such ,

c.     and thereafter the proposal receives the support of not less than two thirds of the total number of members of the Executive Committee.

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3.       For enrolment as-

a.     Life-Member,

b.    Corporate Member,

c.     Associate Member,

d.    Ordinary Member,

there shall be an application in the form prescribed in the Appendix hereto which must be accompanied by the prescribed subscription and supported by at least one member of the Institute.

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4.       Enrolment as a Member shall take effect on intimation of the same to the person concerned.

5.        

a.     All Members will be entitled to receive a copy of the Journal of the Institute and other publications of the Institute at a discount prescribed, from time to time, by the Executive Committee.

b.    Ex officio Members may send their views in writing on any matter at is being considered at a meeting of the body of which they are such members to be placed before it.

c.     A Corporate Member may nominate in writing a person to attend and vote on its behalf at a meeting of the General Body of the Members of the Institute.

d.    All members, other than Associate or Corresponding Members, shall have the right to vote at meetings of the body of which they are members. A Corporate Member may exercise the right to vote by its nominee.

e.     An Associate Member or Corresponding Member shall not be eligible to be a member of the Governing Council.or the Executive Committee.

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6.       A Member may resign by letter addressed to the Secretary of the Institute.

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a.     Subscription shall be payable as specified below by the different classes of members

                                          i.    Foundation Members under 3(a)(ii)... Rs. 250 (within 6 months of the date of registration of Institute)

                                         ii.    Life Members ... Rs. 500

                                        iii.    Corporate Members ; Rs. 100 per annum provided that payment of a consolidated sum of Rs. 1,000 may be made after which there shall be noliability to pay any annual subscription.

                                        iv.    Associate Members... Rs. 25 per annum

                                         v.    Ordinary Members : Persons other than Teachers ... Rs. 25 per annum

Teachers ... Rs. 10 per annum

 Provided that persons who are not teachers may, by payment of a consolidated sum of Rs. 250, Teachers by a consolidated payment of Rs. 100 may be exempted from further liability to pay subscription.

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b.    There shall be no liability to pay subscription by the following classes of members :

                                              i.        Honorary Members.

                                             ii.        Corresponding Members.

                                            iii.        Ex-offtcio Members.

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c.     For purposes of subscription the year shall be the Calendar year.

d.    All subscriptions for the year shall be paid before the expiry of March of that year. A person whose subscription remains unpaid thereafter shall be regarded as in arrears for that year.

e.     All persons whose subscription are in arrears for three years shall cease to be members.

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8.     The Executive Committee may transact its business by meetings or circulation of papers.



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