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Cyber Regulations Appellate Tribunal (Procedure) Rules, 2000


FORM – 2
(See Rule 24)


Application for the Registration of a Clerk 

Name of legal practitioner on whose behalf the clerk is to be registered.

Particulars of the clerk to be registered

  1. Full Name (in capitals)
  2. Father’s name
  3. Age and date of birth
  4. Place of birth
  5. Nationality
  6. Educational qualifications
  7. Particulars of previous employment, if any. 


I, ______________ (clerk above named) do hereby affirm that that the particulars relating to me are true.

Whether the legal practitioner has a clerk already registered in his employ and whether the clerk sought to be registered is in lieu of or in addition to the clerk already registered.

Whether the clerk sought to be registered is already registered as a clerk of any other legal practitioner and if so, the name of such practitioner. 

 

I, __________________________________ (legal practitioner) certify that the particulars given above are true to the best of my information and belief and that I am not aware of any facts which would render undesirable the registration of the said ____________________________ (name) as a clerk. 


Date: 

Signature of legal practitioner


To 

The Registrar of the Tribunal

_______________________

_______________________

_______________________

[ No. 1(20)/97-IID(NII)/F6]

(P.M.Singh)
Joint Secretary


To,
The Manager
Govt. of India Press
Mayapuri
New Delhi





Cyber   Regulations Appellate Tribunal (Procedure) Rules, 2000 Back






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