Section 12   [ View Judgements ]

What money to be paid into a “client account”


No money shall be paid into a client account other then –



(a) money held or received on account of a client;



(b) such money belonging to the Advocate as may be necessary for the purpose of

opening or maintaining the account;



(c) money for replacement of any sum which may by mistake or accident have been

drawn from the account in contravention of Rule 13 of these rules;



(d) a cheque or draft received by the Advocate representing in part money belonging to the client and in part money due to the advocate when such cheque of draft has not been split as provided by Rule 11 hereof.

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