Section
Section Title
  Introduction
  Preamble

Chapter I           PRELIMINARY
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements

Chapter II           BAR COUNCILS
  3 State Bar Councils View Judgements
  4 Bar Council Of India View Judgements
  5 Bar Council to be body corporate View Judgements
  6 Functions of State Bar Councils View Judgements
  7 Functions of Bar Council of India View Judgements
  7A Membership in International Bodies View Judgements
  8 Terms of office of Members of State Bar Council View Judgements
  8A Constitution of Special Committee in the absence of elections View Judgements
  9 Disciplinary committees View Judgements
  9A Constitution of Legal Aids Committee View Judgements
  10 Constitution of committees other than disciplinary committees View Judgements
  10A Transaction of Business by Bar Councils and committees thereof View Judgements
  10B Disqualification of Members of Bar Council View Judgements
  11 Staff or Bar Council View Judgements
  12 Accounts and audit View Judgements
  13 Vacancies in Bar Councils and Committees thereof not to invalidate action taken View Judgements
  14 Election of Bar Council not to be questioned on certain grounds View Judgements
  15 Power to make rules View Judgements

Chapter III           ADMISSION AND ENROLMENT OF ADVOCATES
  16 Senior an other advocates View Judgements
  17 State Bar Councils to maintain roll of advocates View Judgements
  18 Transfer of name from one State roll to another View Judgements
  19 State Bar Council to send copies of rolls of advocates to the Bar Council of India View Judgements
  20 Special provision for enrolment of certain Supreme Court Advocates View Judgements
  21 Disputes regarding seniority View Judgements
  22 Certificate of enrolment View Judgements
  23 Right of pre-audience View Judgements
  24 Persons who may be admitted as advocates on a State roll View Judgements
  24A Disqualification for enrolment View Judgements
  25 Authority to whom applications for enrolment may be made View Judgements
  26 Disposal of an application for admission as an Advocate View Judgements
  26A Power to remove names from roll View Judgements
  27 Application once refused not to be entertained by another Bar Council except in certain circumstances View Judgements
  28 Power to make rules View Judgements

Chapter IV           RIGHT TO PRACTICE
  29 Advocates to be the only recognized class of persons entitled to practice law View Judgements
  30 Right of Advocates to practice View Judgements
  31 Omitted View Judgements
  32 Power of Court to permit appearances in particular cases View Judgements
  33 Advocates alone entitled to practice View Judgements
  34 Power of High Courts to make rules View Judgements

Chapter V           CONDUCT OF ADVOCATES
  35 Punishment of Advocates for misconduct View Judgements
  36 Disciplinary powers of Bar Council of India View Judgements
  36A Changes in constitution of disciplinary committees View Judgements
  36B Disposal of disciplinary proceedings View Judgements
  37 Appeal to the Bar Council of India View Judgements
  38 Appeal to the Supreme Court View Judgements
  39 Application of sections 5 and 12 of Limitation Act, 1963 View Judgements
  40 Stay of order View Judgements
  41 Alteration in roll of Advocates View Judgements
  42 Powers of disciplinary committee View Judgements
  42A Powers of Bar Council of India and other Committees View Judgements
  43 Cost of proceedings before a disciplinary committee View Judgements
  44 Review of orders by disciplinary committee View Judgements

Chapter VI           MISCELLANEOUS
  45 Penalty for persons illegally practicing in courts and before other authorities View Judgements
  46 Omitted View Judgements
  46A Financial Assistance to State Bar Councils View Judgements
  47 Reciprocity View Judgements
  48 Indemnity against legal proceedings View Judgements
  48A Power of Revision View Judgements
  48AA Review View Judgements
  48B Power to give directions View Judgements
  49 General power of the Bar Council of India to make rules View Judgements
  49A Power of Central Government to make rules View Judgements
  50 Repeal of certain enactments View Judgements
  51 Rule of construction View Judgements
  52 Saving View Judgements

Chapter VII           TEMPORARY AND TRANSITIONAL PROVISIONS
  53 Elections to first State Bar Council View Judgements
  54 Terms of office of members of first State Bar Council View Judgements
  55 Rights of certain existing legal practitioners not affected View Judgements
  56 Dissolution of existing Bar Council View Judgements
  57 Power to make rules pending the constitution of a Bar Council View Judgements
  58 Special provisions during the transitional period View Judgements
  58A Special provision with respect to certain Advocates View Judgements
  58AA Special provisions in relation to Union Territory of Pondicherry View Judgements
  58AB Special provisions with respect to certain provisions enrolled by Mysore State Bar Council View Judgements
  58AC Special provisions with respect to certain provisions enrolled by Uttar Pradesh State Bar Council View Judgements
  58AD Special provisions with respect to certain persons migrating to India View Judgements
  58AE Special provisions in relation to the Union Territory of Goa, Daman and Diu View Judgements
  58AF Special provisions in relation to Jammu and Kashmir View Judgements
  58AG Special provisions in relation to Articled Clerks View Judgements
  58B Special provisions relating to certain disciplinary proceedings View Judgements
  59 Removal of difficulties View Judgements
  60 Power of Central Government to make rules View Judgements
  SCH1. THE SCHEDULE View Judgements



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