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Report No. 266

13. Substitution of new section for section 14.

For section 14 of the Advocates Act, the following section shall be substituted, namely:-

"14. Dispute as to election to Bar Councils:-

(1) Any dispute as to the election to the Bar Council of India or the State Bar Council including election of its office bearers shall be referred to a committee constituted for this purpose by the Bar Council of India prior to the conduct of elections:

Provided that an election of a member to a Bar Council shall not be called in question merely on the ground that due notice thereof has not been given to any person entitled to vote thereat, if notice of the date of election has been published in the Official Gazette, not less than thirty days before the date of election.

(2) The Committee referred to in sub-section(1) shall be comprised of (a) in case of Bar Council of India a retired Judge of the Supreme Court as its Chairman and Chairmen of two State bar Councils as its Members; and (b) in case of State Bar Councils, a retired Judge of the High Court as its Chairman and two Members of the Bar Council of India of whom one Member shall be a person from the other State.

(3) The Committee shall have powers to pass any interim order and such other power as may be prescribed.".



Advocates Act, 1961 - Regulation of Legal Profession Back




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