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

Report No. 131

Chapter IV

Acknowledgments

4.1. The role of legal profession in strengthening the system of administration of justice has been examined. To repeat, this report does not concern itself with examining the role of legal profession in all its dimensions. This report concerns itself with the limited task of examining the role of legal profession in strengthening the system of administration of justice. Therefore, the parameters of the report may be viewed and understood in this context.

4.2. Legal profession is very vocal. It would not suffer any criticism of it. It is very sensitive to criticism. In fact, it resents criticism. This will be clear to any reader of this report. It is, therefore, necessary to specify clearly that apart from the Debate set out in Chapter II of this report, the Law Commission was assisted in preparing this report by Dr. Madhava Menon, Director of the Law School at Bangalore and for years Secretary of the Bar Council of India Trust and even now the editor of the Indian Bar Review, the mouthpiece of the Bar Council of India Trust. Unfortunately, Mr. Menon submitted his expert advice only on points he found time to deal with.

On the other hand, Dr. J.S. Gandhi, Prof., of Sociology, Jawaharlal Nehru University, was requested to assist the Law Commission as an expert to examine, analyse and evaluate the role of legal profession from the point of view of a sociologist. He helped the Law Commission with his findings. The Law Commission acknowledges with thanks the assistance received by it from Dr. Madhava Menon and Dr. J.S. Gandhi.

D.A. Desai,
Chairman.

V.S. Rama Devi,
Member-Secretary.

New Delhi,
Dated: 31st August, 1988.



Role of the Legal Profession in Administration of Justice Back




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