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Report No. 266

Zone V

1. Andaman and Nicobar Islands

2. Chandigarh

3. Dadra and Nagar Haveli

4. Daman and Diu

5. Delhi

6. Lakshadweep

7. Puducherry.".

1 Roscoe Pound, "What is a Profession - The Rise of the Legal Profession in Antiquity", 19 Notre Dame L. Rev. 203 (1944), at p. 204.

2 Directive 2005/36/EC of the European Parliament and of the Council on the Recognition of Professional Qualifications (7 September 2005).

3 AIR 2007 Jhar 67.

4 2009 (4) ADJ 434.

5 AIR 2016 SC 3302.

6 Ibid.

7 AIR 1984 SC 110.

8 AIR 2003 SC 739.

9 Ibid.

10 AIR 1979 SC 1360.

11 Criminal Appeal No. 509 of 2017 decided on 9th March 2017.

12 AIR 2001 SC 207.

13 Syed Gulzar Hussain v. Dewan Syed Ale Ramul Ali Khan, (2014) 10 SCC 825.

14 Gayathri v. M.Girish, (2016) 14 SCC 142.

15 AIR 2011 SC 2275.

16 AIR 1991 SC 1834.

17 AIR 2000 SC 2912.

18 AIR 1999 SC 287.

19 AIR 1998 SC 1855.

21 Dr.D.C. Saxena v. Hon'ble Chief Justice of India, (1996) 5 SCC 216, 220.

22 O.P. Sharma v. High Court of Punjab and Haryana, AIR 2011 SC 2101.

23 (2013) 14 SCC 127.

24 AIR 1999 SC 976.

25 M.Y. Shareef v. Hon'ble Judges of Nagpur High Court AIR 1955 SC 19; Shamsher Singh Bedi v. High Court of Punjab & Haryana AIR 1995 SC 1974; Tushar D. Bhatt v. State of Gujarat (2009) 11 SCC 678 and R.K.Anand v. Registrar, Delhi High Court (2009) 8 SCC 106.

26 AIR 1998 SC 3299.

27 AIR 2004 SC 2227.

28 AIR 1978 SC 727.

29 AIR 1998 SC 1895.

30 Supra note 8.

31 (2009) 8 SCC 106.

32 (2015) 13 SCC 288.

33 AIR 2013 SC 670.

34 (1982)2Guj LR 706.

35 The Times of India, Delhi dated 23.01.2017, The Hindu dated 26.01.2017 and Hindustan Times dated 19.03.2017.

36 Letter from Felix Frankfurter to Mr. Rosenwold, (May 13, 1927) cited in Benjamin H. Barton, The Lawyer-Judge Bias in the American Legal System (Cambridge University Press, New York, 2011) 273.

37 Ministry of Education, Government of India, "The Report of the University Grants Commission" (Dec.1948-Aug.1949), Vol. I (1950), available at : www.academics-india.com/Radhakrishnan%20Commission%20Report%20of %201948-49.pdf. at page 1.

38 Prem Chand Jain & Anr. v. R K Chhabra, AIR 1984 SC 981; University of Delhi v. Raj Singh, AIR 1995 SC 336; and V. Sudeer v. Bar Council of India, AIR 1999 SC 1167.

39 National Knowledge Commission, Report to the Nation 2006-2009, March 2009, at pp. 79-81.

40 AIR 2007 SC 1342.

41 AIR 1984 SC 981.

42 AIR 1995 SC 336.

43 AIR 2005 SC 2026.

44 AIR 1999 SC 1167.

45 Ibid.

46 (2014) 9 SCC 203.

47 AIR 2014 SC 850.

48 WP No.5614 of 2010 decided on 21.02.2012.

49 WP No.1526 of 1995 decided on 16.12.2009.

50 Civil Appeal No.7875-7879 of 2015.

51 Black's Law Dictionary, Sixth Edition; P Ramanatha Aiyar's Law Lexicon, Reprint Edition 1987 at page 821; N.G.Dastane v. Shrikant S. Shivde AIR 2001 SC 2028, Baldev Singh Gandhi v. State of Punjab AIR 2002 SC 1124; General Manager, Appellate Authority, Bank of India v. Mohd. Nizamuddin AIR 2006 SC 3290; Ravi Yashwant Bhoir v. Distt. Collector, Raigarh AIR 2012 SC 1339; and Vijay Singh v. State of U.P AIR 2012 SC 2840.

52 Shambhu Ram Yadav v. Hanuman Das Khatry, AIR 2001 SC 2509.

53 Noratanmal Chouraria v. M R Murli & Anr., AIR 2004 SC 2440.

54 In Re : Vinay Chandra Mishra, AIR 1995 SC 2348.

55 Shanbhu Ram Yadav Supra.

56 Prahlad Saran Gupta v. Bar Council of India, AIR 1997 SC 1338.

57 Dr. D C Saxena v. Chief Justice of India, AIR 1996 SC 2481.

58 D S Dalal v. State Bank of India, AIR 1993 SC 1608; and J S Jadhav v. Mustafa Haji Mohamed Yusuf, AIR 1993 SC 1535.

59 M Veerabhadra Rao v. Tek Chand, AIR 1985 SC 28.

60 S J Chaudhary v. State, AIR 1984 SC 618.

61 Chandra Shekhar Soni v. Bar Council of Rajasthan, AIR 1983 SC 1012.

62 In the matter of P an Advocate, AIR 1963 SC 1313; and V P Kumaravelu v. the Bar Council of India, AIR 1997 SC 1014.

63 Shiv Narain Jafa v. The Hon' Judges of the High Court, Allahabad, AIR 1953 SC 368.

64 Bapurao Pakhiddey v. Suman Dondey, AIR 1999 SC 916.

65 LC Goyal v. Nawal Kishore, (1997) 11 SCC 258; and Devender Bhai Shanker Mehta v. Ramesh Chandra Vithal Dass Seth, AIR 1992 SC 1388; See also: Dr. Elbe Peter, MDS, LL.B, DCR, Professional misconduct of lawyers in India.

66 In the Public Interest?, A Consultation following the Office of Fair Trading's report on Competition in Professions, A Lord Chancellor's Department Consultation paper, July 2002.

67 A report following the consultation "In the public interest?", July 2003. Available at:

http://webarchive.nationalarchives.gov.uk/+/http://www.dca.gov.uk/consult/general/oftreptconc.htm (Last Accessed 3rd November, 2016).

68 Ibid.

69 Sir David Clementi, "Review of The Regulatory Framework For Legal Services In England And Wales Final Report", (Clementi Report) Foreword, at p.1.

70 Section 2, Legal Services Act, 2007.

71 Section 20, Legal Services Act, 2007; Body designated as an approved regulator by Part I of Schedule 4 or Part 2 of the Schedule (or both).



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