MAHARASHTRA ADVOCATES WELFARE FUND ACT, 1981


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 CONSTITUTION OF ADVOCATES WELFARE FUND View Judgements
  4 ESTABLISHMENT OF TRUSTEE COMMITTEE View Judgements
  5 DISQUALIFICATIONS AND REMOVAL OF NOMINATED MEMBERS OF TRUSTEE COMMITTEE View Judgements
  6 RESIGNATION BY NOMINATED MEMBERS OF TRUSTEE COMMITTEE AND FILLING UP OF CASUAL VACANCIES View Judgements
  7 MEMBERS TO ACT DURING VACANCY, ACTS OF TRUSTEE COMMITTEE, ETC., NOT TO BE INVALIDATED BY INFORMALITIES View Judgements
  8 MEETINGS OF TRUSTEE COMMITTEE View Judgements
  9 TRAVELLING AND DAILY ALLOWANCE TO MEMBERS OF TRUSTEE COMMITTEE View Judgements
  10 VESTING AND APPLICATION OF FUND View Judgements
  11 FUNCTIONS OF TRUSTEE COMMITTEE View Judgements
  12 FUNDS, BORROWING AND INVESTMENT View Judgements
  13 POWERS AND DUTIES OF SECRETARY View Judgements
  14 RECOGNITION AND REGISTRATION OF BAR ASSOCIATIONS View Judgements
  15 DUTIES OF BAR ASSOCIATION View Judgements
  16 MEMBERSHIP IN THE FUND View Judgements
  17 PAYMENT FROM THE FUND ON CESSATION OF PRACTICE View Judgements
  18 PRINTING AND DISTRIBUTION OF STAMPS AND PAYMENT OF AMOUNT OF SALE PROCEEDS BY BAR COUNCIL TO TRUSTEE COMMITTEE View Judgements
  19 WAKALATNAMA TO BEAR STAMP View Judgements
  20 CANCELLATION OF WELFARE FUND STAMP AFFIXED ON WAKALATNAMA View Judgements
  21 EXEMPTION FROM SECTIONS 19 AND 20 IN CERTAIN CASES View Judgements
  22 APPEAL AGAINST ANY DECISIONS OF COMMITTEE View Judgements
  23 GROUP LIFE INSURANCE FAR MEMBERS AND OTHER BENEFITS FOR ADVOCATES View Judgements
  24 RESTRICTION ON ALIENATION, ATTACHMENT, ETC. OF INTEREST OF MEMBER IN THE FUND View Judgements
  25 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  26 BAR OF JURISDICTION OF CIVIL COURTS View Judgements
  27 POWER TO SUMMON WITNESSES AND TAKE EVIDENCE View Judgements
  28 POWER TO MAKE REGULATIONS View Judgements



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