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Report No. 184

Chapter V

Standards of Legal Education, Legal Skills and Values (Mac Crate Report) and New Globalization Challenges and Accreditation

5. The provisions of section 7(1)(h) of the Advocates Act, 1961 enable the Bar Council of India to lay down the standards of legal education required for students who seek enrolment to the Bar. It is therefore necessary to refer to some aspects of the standards, particularly those relating to legal skills. In chapter IV we have dealt with 'minimum standards' to be laid down by the Bar Council of India. Now, we shall refer to what is meant by 'standards of legal education'.

5.1 Several efforts have been made from time to time, to improve standards of legal education. The 14th Report of the Law Commission headed by Sri M.C. Setalvad is one of the best and elaborate reports on Legal education. It is something which every person must read. The UGC Curriculum Reports 1988-90 and 2001 must also be read. They were prepared by eminent professors, including Prof. Upendra Baxi. One must also read the recent Ahmadi Committee Report which contains extracts of letters of the Chairman, Bar Council of India and Chairman, University Grants Commission, and views of Chief Justices of various High Courts in the matter of Legal education.

Various suggestions were given regarding the courses of study, attendance, entrance examination, final examination, the lecture method, case method, problem method, constitution of Committees and membership, and need for apprenticeship and Bar examination. In this Chapter, we are referring briefly to some of these 51 aspects and we propose to lay emphasis on Legal Skills and Values as adumbrated in the Mac Crate Report of USA.



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