Section 25   [ View Judgements ]

Application of Rules to Advocates, Supreme Court, mutatis mutandi


All the Rules contained herein which enjoin any duty or obligation on an Advocate shall applymutatis mutandis to Advocates of the Supreme Court acting for litigants without being instructed by another Advocate:



Provided that Rules 6 to 9 above will not apply to a Supreme Court Advocate in respect of proceedings in which he has already filed a vakalatnama prior to 1

st January 1977.

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