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Report No. 266

12. Amendment of section 10A.

In section 10A of the Advocates Act, after sub-section (4), the following sub-section shall be inserted, namely: -

"(4A). A nominated member shall have a right to participate in all proceedings of the Bar Council and shall be entitled to vote on any matter except on the issue of removal of any office bearer of the Council.".



Advocates Act, 1961 - Regulation of Legal Profession Back




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