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Report No. 266

6. Amendment of section 7.

In sub-section (1) of section 7 of the Advocates Act,-

(i) in clause (i), for the word "Universities", wherever it occurs, the words "Universities and institutions imparting legal education" shall respectively be substituted;

(ii) after clause (k), the following clauses shall be inserted, namely: -

"(l) to provide for legal services to the persons belonging to the Scheduled Castes and the Scheduled Tribes, Other Backward Classes, women, differently abled persons, victims of social unrest, natural calamities, victim of diseases impacting the social acceptability, and needy persons and for spreading legal literacy, legal awareness amongst the people;

(m) to frame schemes achieving the objectives mentioned in clause (l) and to generate funds for the same by way of securing aid from the Government or non-government organization engaged in social work;

(n) to provide for pre-enrolment training and apprenticeship to a person who has obtained from a recognised institution degree in law for a period not exceeding one year;

(o) to provide for continuing legal education for advocates;

(p) to provide for recognition and registration of law firms and conditions subject to which they may practice law, and other legal services based Bar Associations or law firms and foreign lawyers, if any;

(q) to make rules for verification of certificates of Advocates and for periodical verification of antecedents, conduct, place of practice of Advocates; and to make a data based web-portal of all the advocates;

(r) to make rules for identifying the non-practicing advocates and barring their voting rights in the elections to the State Bar Councils, the Bar Associations and to impose such other conditions as it may deem fit;

(s) to provide for supervision over the election of the members of the State Bar Councils; for issuance of directions in relation to the conduct of such elections and for resolution of all elections disputes relating thereto;

(t) to make rules to deal with strikes, boycotts or abstentions from courts by the Advocates, provide for suitable measures in this regard and to provide for punishments including the punishment of disqualification from contesting any election of Bar Councils or of Bar Association for a period of six years;

(u) to provide for Entrance Test for admission in the Institutions imparting legal education in the country and to provide for measures for improvement of legal education and to make provision for on-line teachings for all the law students of the country either directly or through some charitable Institution;

(v) to provide for Lawyers Academies and other similar institutions in each State through State Bar Councils, or any other organization, Institutions or Agencies for imparting continuous legal education for Advocates;

(w) to provide for recognition, registration and regulation of law firms, foreign lawyers;";

(iii) clauses (l) and (m) shall be re-numbered as clauses (x) and (y) respectively.



Advocates Act, 1961 - Regulation of Legal Profession Back




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