Section 3   [ View Judgements ]

Amendment of section 58


In section 58 of the principal Act, in sub-section (4)-



(i) for the words "relating to the admission and enrolment of legal practitioners, the provisions of those Acts" the words "or of any other law relating to the admission and enrolment of legal practitioners, the provisions of the Act and law aforesaid" shall be substituted and shall be deemed always to have been substituted;



(ii) after the words "aforesaid Acts" the words "or of the other law" shall be inserted and shall be deemed always to have been inserted.

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