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Report No. 184

4. Amendment of section .-

In section 7 of the principal Act, in sub-section (1.-

(a) for clause (h), the following clauses shall be substituted, namely:-

"(h) to promote legal education and lay down standards of such education in accordance with the recommendations of the Bar Council Legal Education Committee arrived at in the manner specified in section 10AA , including in the matter of-

(i) the prescription of standards relating to curriculum, admission of students, appointment and qualification of teachers;

(ii) the appointment of adjunct teachers from the Bar and from among the retired judges;

(iii) the prescription of conditions of service of the law teachers;

(iv) the prescription of student-teacher ratio;

(v) the laying down of guidelines for adopting different teaching methods;

(vi) specifying the conditions as to the location of law colleges, infrastructure, library and management;

(vii) promoting excellence in legal education for the purposes of the accreditation scheme if any, introduced by the University Grants Commission;

(viii) promoting alternative dispute resolution as a subject of academic study in the law schools for students;

(ix) promoting continuing education on alternative dispute resolution for legal practitioners;

(ha) to ensure that sufficient practical training is imparted to candidates seeking to enroll at the Bar, by way of attachment to legal practitioners and also to prescribe for matters relating to the conduct of Bar examination for such candidates in accordance with the provisions of clause (d) of subsection (1) of section 24";

(b) for clause (i), the following clause shall be substituted, namely,

"(i) to recognize universities whose degree in law shall be a qualification for enrolment as an advocate or to de-recognise such University or to issue direction to any University to disaffiliate a law college in consultation with the Bar Council Legal Education Committee "

(c) after clause (ic), the following clauses shall be inserted, namely:-

"(id) to grant permission to a law department of a University or a law college for imparting instruction in course of study in law for enrolment as an advocate, or to withdraw such permission in consultation with the Bar Council Legal Education Committee.

(ie) to take such measures to facilitate the establishment of institutions by the Central Government for continuing legal education for law teachers;

(if) to take measures for raising the standards of teaching in law in consultation with the Central Government, the State Governments and the University Grants Commission;

(ig) to create awareness of the latest trends in legal education by establishing legal education libraries at the offices of the Bar Council of India and all State Bar Councils and Universities and in law colleges;"



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