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

Report No. 184

6. Amendment of section 1.-

In section 10 of the principal Act,

(A) in sub-section (2), for clause (b), the following clause shall be substituted, namely:

"(b) a Legal Education Committee of the Bar Council of India consisting of-

(i) five members, to be elected by the Bar Council of India from among its members;

(ii) one retired Judge of the Supreme Court, to be nominated by the Chief Justice of India, who shall be the Chairperson;

(iii) one member to be nominated by the Chief Justice of India from amongst a retired Chief Justice of a High Court or a retired Judge of a High Court;

(iv) three members of the Legal Education Committee of the University Grants Commission to be nominated by the University Grants Commission;

(v) the Attorney General of India, who may, at his option or at the invitation of the Chairman of the Legal Education Committee of the Bar Council of India, attend any meeting of the Committee and when he attends, he shall be entitled to vote."

(B) after sub-section (2), the following sub-sections shall be inserted, namely;-

"(2A) All questions which come up before any meeting of the Bar Council Legal Education Committee shall be decided by a majority of the votes of the members present and voting and in the event of an equality of votes ,the Chairman shall have and exercise a second or casting vote.

(2B) The Bar Council Legal Education Committee shall meet atleast once in every three months."



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