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Report No. 240

Annexur.- II

A.P. Advocates' Fee Rules, 2010

[ROC No. 1004/S0/2007]

In exercise of the powers conferred by Article 227 of the Constitution of India and Section 34(1A) of the Advocates Act, 1961 the High Court of Andhra Pradesh makes the following:

Rules

1. These rules may be called the Advocates' Fee Rules, 2010.

2. These Rules shall govern the fees payable as costs by any party in respect of the fees of his adversary's Advocate, upon all proceedings in the High Court or any Court subordinate thereto.

3. In these Rules unless the context otherwise requires:

(i) "Advocate" includes a Pleader authorized to practice in Courts within the meaning of Advocates Act;

(ii) "District Court" means and includes the highest Court in the district and any other Court equivalent to such Court within the meaning of the Civil Courts Act and includes the Courts of the Chief Judge, Additional Chief Judge of the City Civil Court and the Chief Judge and the Additional Chief Judge of the City Small Causes Court within the City of Hyderabad;

(iii) "Senior Civil Judge Court" includes the Courts of the Additional Senior Civil judge in the districts and in the City of Hyderabad includes the Courts of the Additional Judges, City Small Causes Court;

(iv) "Civil Judge (Junior Division) Court" includes the Courts of the additional Civil judge (Junior Division) in the district and Assistant Judges in the City Civil Court.



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