Orissa Advocates Welfare Fund Act, 1987


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Advocates’ Welfare Fund View Judgements
  4 Establishment of Trust Committee View Judgements
  5 Disqualification of nominated members of the Committee View Judgements
  6 Vacancy due to resignation View Judgements
  7 Act of Committee not to be invalidated by vacancy, defect, etc View Judgements
  8 Vesting and application of Fund View Judgements
  9 Functions of the Committee View Judgements
  10 Funds, Borrowing and investment View Judgements
  11 Powers and Duties of Secretary View Judgements
  12 Contribution by the Bar Council View Judgements
  13 Recognition and registration of Bar Association View Judgements
  14 Duties of Bar Association View Judgements
  15 Membership in the Fund View Judgements
  16 Payment from the fund on cessation of practice View Judgements
  17 Restriction on alienation attachment, etc. of interest in the Fund View Judgements
  18 Cessation and re-admission View Judgements
  19 Meetings of the Committee View Judgements
  20 Travelling and daily allowance to Member of Committee View Judgements
  21 Appeal against decision of Committee View Judgements
  22 Printing and distribution of stamps by the State Government View Judgements
  23 Vakalat to bear Stamp View Judgements
  24 Protection of action taken in good faith View Judgements
  25 Bar of jurisdiction of Civil Courts View Judgements
  26 Powers to summon witness and take evidence View Judgements
  27 Power to make Rules View Judgements
  SCHEDULE



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