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Report No. 266

Chapter - XII

Legal Education in India

12.1 The mandate to the Commission is centred on regulating the conduct of advocates in the profession. It is necessary to point out that it would only be a piecemeal effort of addressing the issues involved if, we do not realise that the regulatory scheme for the maintenance of standards should run in a straight line from the stage of education and training to enrolment and active practice. Any laxity in standard-setting at the foundational level would multiply the problems at later stages.

12.2 Lawyers have been in the vanguard of a country's progress and have always zealously guarded human liberties and the rule of law. Having specialised in the legal field, they champion the cause of victims of violations of fundamental and legal rights; protect the civil and human rights of the citizens. They also canvass before the courts that the action of the State cannot be arbitrary. Therefore, legal education should also prepare professionals equipped to meet the new challenges and dimensions of internationalisation where the nature and organization of law and legal practice are undergoing a paradigm shift. Further, there is need for original and path-breaking legal research to create new legal knowledge and ideas that will help meet these challenges in a manner responsive to the needs of the country and the ideals and goals of our Constitution. Today, legal education derives its impetus from the economic, socio-economic and political setup of the society.



Advocates Act, 1961 - Regulation of Legal Profession Back




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