RULE 2: DEFINITIONS


In these rules unless die context otherwise requires—

(a) "Act" means die Legal Sendees Authorities Act, 1987;

(b) "Member" means the Members of the Supreme Court Legal Services Committee nominated under clause (b) of sub-section (2) of Section 3-A of the Act;

(c) "Secretary" means the Secretary of the Supreme Court Legal Services Committee appointed under sub-section (3) of Section 3-A of the Act;

(d) all other words and expressions used in these rules but not defined shall have the same meaning as assigned to them in the Act.

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