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

Report No. 266

B. Constitutional framework

12.6 The Constitution initially laid down the duty of imparting education on the States by putting the matter pertaining to education in List II of the Seventh Schedule. But it now forms part of List III, giving concurrent legislative powers to the Union and the States. Legal profession along with the medical and other professions also falls under List III (Entry 26). However, the Union is empowered to coordinate and determine standards in institutions for higher education or research and scientific and technical education besides having exclusive power, inter alia, pertaining to educational institutions of national importance, professional, vocational or technical training and promotion of special studies or research.

12.7 The Supreme Court, taking into account the provisions of articles 21 and 39A of the Constitution, directed the State Governments to provide grants-in-aid to the institutions imparting legal education38.



Advocates Act, 1961 - Regulation of Legal Profession Back




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