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The Advocates' Welfare Fund Act, 2001

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Constitution of Advocates' Welfare Fund

3

Advocates' Welfare Fund

Chapter III

Establishment of Trustee Committee

4

Establishment of Trustee Committee

5

Disqualifications and removal of Chairperson or Member of Trustee Committee

6

Resignation by nominated Chairperson and Members of Trustee Committee and filling up of casual vacancy

7

Vacancies, etc., not to invalidate proceedings of Trustee Committee

8

Meetings of Trustee Committee

9

Travelling and daily allowances to Chairperson and Members of Trustee Committee

10

Vesting and application of Fund

11

Functions of Trustee Committee

12

Borrowing and investment

13

Accounts and audit

14

Powers and duties of Secretary

15

Payment of certain monies to Fund by State Bar Council

Chapter IV

Recognition of any Association of Advocates

16

Recognition by a State Bar Council of any association of advocates

17

Duties of State Bar Associations and State Advocates' Associations

Chapter V

Membership and Payment out of Advocates' Welfare Fund

18

Membership in Fund

19

Ex-gratia grant to a member of Fund

20

Review

21

Payment of amount on cessation of practice

22

Restriction on alienation, attachment, etc., of interest of member in Fund

23

Exemption from income-tax

24

Group Life Insurance for members of Fund and other benefits

25

Appeal against decision or order of Trustee Committee

Chapter VI

Printing, Distribution and Cancellation of Stamps

26

Printing and distribution of Advocates' Welfare Fund Stamps by State Bar Council

27

Vakalatnama to bear stamps

Chapter VII

Miscellaneous

28

Certain persons not to be eligible for benefits

29

Protection of action taken in good faith

30

Bar of jurisdiction of civil courts

31

Power to summon witnesses and take evidence

32

Power to amend Schedules I and II

33

Power of appropriate Government to issue directions

34

Power of appropriate Government to supersede Trustee Committee

35

Power of Central Government to make rules

36

Power of State Government to make rules

37

Rules and notifications to be laid before Parliament or State Legislature

38

Saving

THE ADVOCATES' WELFARE FUND ACT, 2001 ACT NO. 45 OF 2001 [14th September, 2001]. An Act to provide for the constitution of a welfare fund for the benefit of advocates and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-second Year of the Republic of India as follows:-



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