AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 184

5. Insertion of new sections 7A to 7.-

Section 7A of the principal Act, shall be renumbered as section 7D thereof and before section 7D as so renumbered the following sections shall be inserted, namely:-

"7A. Prior permission of Bar Council of India.- (1) No law college or a law department of a university or any other institution, after the commencement of the Advocates (Amendment) Act, 2003, shall offer or impart instruction in a course of study in law which will lead to enrolment as an advocate, and no student shall be admitted to any such course unless prior permission for starting such course has been granted by the Bar Council of India.

Provided that any permission or approval for its affiliation given by the Bar Council of India under the Bar Council of India Rules, prior to the commencement of the Advocates(Amendment) Act, 2003, shall be deemed to be a permission granted under this sub-section.

(2) No law college or a law department of a University or any other institution shall continue to impart instruction in a course of study in law leading to enrolment as an Advocate, and no student shall be admitted thereto if the permission granted under sub-section (1) has been withdrawn by the Bar Council of India.

(3) Any fees or amount by whatever named called collected from any person towards admission in violation of the provision of subsection (1) and (2) shall be refunded.

(4) Any violation of provision of sub-sections (1) and (2) shall be an offence punishable under section 45A.

7B. Inspection of Law Colleges and Universitie.- (1) The Bar Council of India may, for the purpose of granting recognition, permission or for ascertaining whether standards of legal education are maintained, visit or inspect any-

(i) University which confers a degree in law;

(ii) Department of law in a University;

(iii) Law college affiliated to a University.

(2) Without prejudice to the provisions of sub-section (1), the Bar Council of India may also direct the State Bar Councils to visit or inspect any such University, Department or Law College referred to in that sub-section for the purposes specified in that sub-section and submit a report.

7C. Task Forc.- (1) Where there is a difference of a substantial nature in the reports submitted by the Bar Council under section 7B and the report submitted by the University Grants Commission and the reports relate to a University or Department of a University, a further inspection shall be done by a Task Force comprising o.-

(i) two members nominated by the Bar Council of India;

(ii) two members nominated by the University Grants Commission;

(iii) one Judicial Officer in the service of the State to be nominated by the Chief Justice of the State concerned.

(2) Where there is a difference of substantial nature in the reports submitted by the Bar Council under section 7B and the report submitted by the University and the reports relate to a law college which is affiliated to it , a further inspection shall be done by a Task Force comprising o.-

(i) two members nominated by the State Bar Council;

(ii) two members nominated by the University concerned;

(iii) one Judicial officer in the service of the State, to be nominated by the Chief Justice of the State concerned.

(3) The Bar Council of India shall consider the other reports in the light of the Report of the Task Force and take a decision in accordance with the provisions of this Act."



Legal Education  Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys