for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




ADVOCATES WELFARE FUND ACT, 2001


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT. View Judgements
  2 DEFINITIONS View Judgements
  3 ADVOCATES' WELFARE FUND. View Judgements
  4 ESTABLISHMENT OF TRUSTEE COMMITTEE. View Judgements
  5 DISQUALIFICATIONS AND REMOVAL OF CHAIRPERSON OR MEMBER OF TRUSTEE COMMITTEE. View Judgements
  6 RESIGNATION BY NOMINATED CHAIRPERSON AND MEMBERS OF TRUSTEE COMMITTEE AND FILLING UP OF CASUAL VACANCY. View Judgements
  7 -n/a- View Judgements
  8 MEETINGS OF TRUSTEE COMMITTEE View Judgements
  9 TRAVELLING AND DAILY ALLOWANCES TO NOMINATED CHAIRPERSON AND MEMBERS OF TRUSTEE COMMITTEE. View Judgements
  10 VESTING AND APPLICATION OF FUND. View Judgements
  11 FUNCTIONS OF TRUSTEE COMMITTEE. View Judgements
  12 BORROWING AND INVESTMENT. View Judgements
  13 ACCOUNTS AND AUDIT. View Judgements
  14 POWERS AND DUTIES OF SECRETARY. View Judgements
  15 PAYMENT OF CERTAIN MONIES TO FUND BY STATE BAR COUNCIL. View Judgements
  16 RECOGNITION BY A STATE BAR COUNCIL OF ANY ASSOCIATION OF ADVOCATES. View Judgements
  17 DUTIES OF STATE BAR ASSOCIATIONS AND STATE ADVOCATES' ASSOCIATIONS. View Judgements
  18 MEMBERSHIP IN FUND. View Judgements
  19 EX GRATIA GRANT TO A MEMBER OF FUND. View Judgements
  20 REVIEW. View Judgements
  21 PAYMENT OF AMOUNT ON CESSATION OF PRACTICE View Judgements
  22 RESTRICTION ON ALIENATION, ATTACHMENT, ETC. OF INTEREST OF MEMBER IN FUND. View Judgements
  23 EXEMPTION FROM INCOME TAX. View Judgements
  24 GROUP LIFE INSURANCE FOR MEMBERS OF FUND AND OTHER BENEFITS. BENEFITS.--THE TRUSTEE COMMITTEE MAY, FOR THE WELFARE OF THE MEMBERS OF THE FUND, FUND,-- View Judgements
  25 APPEAL AGAINST DECISION OR ORDER OF TRUSTEE COMMITTEE -- View Judgements
  26 PRINTING AND DISTRIBUTION OF ADVOCATES' WELFARE FUND STAMPS BY STATE BAR COUNCIL. View Judgements
  27 VAKALATNAMA TO BEAR STAMPS. View Judgements
  28 CERTAIN PERSONS NOT TO BE ELIGIBLE FOR BENEFITS. View Judgements
  29 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  30 BAR OF JURISDICTION OF CIVIL COURTS. View Judgements
  31 : POWER TO SUMMON WITNESSES AND TAKE EVIDENCE. View Judgements
  32 POWER TO AMEND SCHEDULE 1 AND SCHEDULE 2. View Judgements
  33 POWER OF APPROPRIATE GOVERNMENT TO ISSUE DIRECTIONS. View Judgements
  34 POWER OF APPROPRIATE GOVERNMENT TO SUPERSEDE TRUSTEE COMMITTEE. View Judgements
  35 POWER OF CENTRAL GOVERNMENT TO MAKE RULES. View Judgements
  36 POWER OF STATE GOVERNMENT TO MAKE RULES. View Judgements
  37 RULES AND NOTIFICATIONS TO BE LAID BEFORE PARLIAMENT OR STATE LEGISLATURE. View Judgements
  38 SAVING. View Judgements
  SCHEDULE I - NUMBER OF YEARS AS MEMBER OF THE FUND AND RATE AT WHICH AMOUNT PAYABLE
  SCHEDULE II



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