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Report No. 266

23. Insertion of new section 35A.

After section 35 of the Advocates Act, the following section shall be inserted, namely:-

"35A.Prohibition on the boycotts or abstention from courts' work.-

No association of advocates or any member of the association or any advocate, either individually or collectively, shall, give a call for boycott or abstinence from courts' work or boycott or abstain from courts' work or cause obstruction in any form in court's functioning or in court premises.".



Advocates Act, 1961 - Regulation of Legal Profession Back




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