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

31. Right of pleaders to practise in certain courts.

Any person who, immediately before the appointed day, is enrolled as a pleader entitled to practise in any subordinate courts in the transferred territories shall, for a period of six months from that day, continue to be entitled to practise in those courts, notwithstanding that the whole or any part of the territories within the jurisdiction of those courts has been transferred to another State.



Bihar and Uttar Pradesh (Alteration of Boundaries) Act, 1968 Back




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