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Report No. 184

Legal Education & Professional Training and Proposals for Amendments to the Advocates Act, 1961 and the University Grants Commission Act, 1956

Chapter I

Introductory

1. The Law Commission of India took up the subject of legal education suo motu, as the said subject was seen as fundamental to the very foundation of the judicial system. The Commission prepared a Working Paper in 1999 proposing amendments to the Advocates Act, 1961 (Act 25 of 1961). The paper contained five chapters, Chapter I was Introductory, Chapter II related to 'Legal Education and Professional Training', Chapter III to 'Professional Competence and Social Responsibility', Chapter IV to 'Entry of Foreign Legal Consultants and Liberalisation of Legal Practice' and Chapter V to 'Management and Development of the Profession'. We are, however, confining the present report to 'legal education' only.

1.1 Several responses and representations were received by the Law Commission from the Bar Council of India, Bar Councils of various States, Bar Associations and members of the Bar, some of them accepting the 7 suggestions, while some others opposed the suggestions. We shall initially refer to some of the important suggestions/representations.



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