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Report No. 266

19. Substitution of new section for section 26A.

For section 26A of the Advocates Act, the following shall be substituted, namely:-

"26A. Power to remove names from rolls.-

A State Bar Council may on receipt of information or request, remove from the State roll, the name of any advocate,-

(a) who is dead; or

(b) from whom a request has been received to that-effect; or

(c) who is found guilty of serious misconduct or abstaining from courts work or causing obstruction in court's functioning; or

(d) who has incurred any disqualification under section 24A.".



Advocates Act, 1961 - Regulation of Legal Profession Back




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