INTRODUCTION


Ministry of Law, Justice and Company Affairs (Deptt. of Legal Affairs), Noti. No. GSJCL 582(E), dated July 3, 2000, published in the Gazette of India, Extra., Part II, Section 3(1), dated 3rd July, 2000, pp. 3-7, No. 361 [F. Ho. A60011(14)W-Admn. 111 (LA) (NALSA)] In exercise of the powers conferred by Section 27 of the Legal

Services Authorities Act, 1987 (39 of 1987), the Central Government in consultation with Chief Justice of India, hereby makes the following rules, namely :—

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