BOMBAY PLEADERS ACT, 1920


Section
Section Title
  [BOMBAY ACT No.XV11 OF 1920]
  1 SHORT TITLE AND EXTENT View Judgements
  2 DEFINITIONS View Judgements
  3 [CLASSES OF PLEADERS.] REPEATED BY ACT 25 OF 1961, SECTION 50(2)(B). View Judgements
  4 [SANADS.] REPEALED BY ACT 25 OF 1961, SECTION 50(2)(B). View Judgements
  5 EXTENT AND TRANSFER OF SANADS View Judgements
  6 [CONDITIONS OF ADMISSION.] REPEALED BY ACT 25 OF 1961, SECTION 50(2)(B). View Judgements
  7 WHEN VAKILS OF HIGH COURT ARE ENTITLED TO PRACTISE View Judgements
  8 WHERE DISTRICT PLEADERS ARE ENTITLED TO PRACTISE View Judgements
  9 A RIGHT TO ISSUE RESTRICTED SANADS TO NON-QUALIFIED PLEADERS PRACTISING IN INDIAN STATES View Judgements
  10 APPEARANCE IN CIVIL COURT BY UNAUTHORIZED PERSON FORBIDDEN View Judgements
  11 [ IN WHICH VAKALATNAMA IS REQUIRED] View Judgements
  12 RETAINING FEE View Judgements
  13 PLEADER NOT TO ACT FOR PARTY ADVERSE TO HIS CLIENT, AND NOT TO REFUSE TO ACT FOR HIS CLIENT WITHOUT THE PERMISSION OF THE COURT View Judgements
  14 RECEIPT TO BE GIVEN FOR DOCUMENTS View Judgements
  15 PLEADERS BOUND TO ATTEND ON DAY FIXED FOR PROCEEDING EXCEPT IN CERTAIN CASES View Judgements
  16 PLEADERS NOT TO GIVE OR TAKE COMMISSION View Judgements
  17 PLEADERS NOT TO TAKE INSTRUCTIONS EXCEPT FROM CLIENT OR AUTHORIZED AGENT, OR ACCEPT EMPLOYMENT THROUGH A TOUT View Judgements
  18 [MAY BE SETTLED BY PRIVATE AGREEMENT.] View Judgements
  19 COMPUTATION OF TAXED FEE View Judgements
  20 WHEN FEES OF TWO PLEADERS MAY BE TAXED View Judgements
  21 CASES WHERE THERE ARE SEVERAL PARTIES HAVING THE SAME INTEREST OR PUTTING FORWARD THE SAME DEFENCE View Judgements
  22 TAXATION OF COSTS IN APPEALS TO HIGH COURT View Judgements
  23 TAXATION OF COSTS IN MOFUSSIL COURTS View Judgements
  24 [OR REMOVAL OF PLEADER BY HIGH COURT ON CONVICTION OF CRIMINAL OFFENCE.] View Judgements
  25 [OF PLEADER BY HIGH COURT FOR IMPROPER CONDUCT.] View Judgements
  26 [OF DISTRICT COURT OR COURT OF SESSION IN RESPECT OF IMPROPER CONDUCT OF PLEADER.] View Judgements
  27 SECTION 27: CONDUCT OF CASE IN HIGH COURT AGAINST PLEADER.] View Judgements
  28 [PROCEEDINGS AGAINST PLEADERS NOT AFFECTED.] View Judgements
  29 RECOVERY OF TAXED FEES View Judgements
  30 LIEN FOR TAXED FEES View Judgements
  31 RULES View Judgements
  32 SAVINGS View Judgements
  33 PENDING CASES View Judgements
  34 REPEAL View Judgements



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