RULE 3: THE NUMBER, EXPERIENCE AND QUALIFICATIONS OF MEMBERS OF THE SUPREME COURT LEGAL SERVICES COMMITTEE UNDER CLAUSE (B) OF SUB--SECTION (2) OF SECTION 3A.


(1) The Supreme Court Legal Services Committee shall consist of not more than nine Members.

(2) The following shall be the ex officio Members of the Supreme Court Legal Services Committee:—

(i) Attorney General of India;

(ii) Additional Secretary in the Department of Legal Affairs, Ministry of Law, Justice and Company Affairs,

Government of India or his nominee;

(iii) Additional Secretary in the Department of Expenditure of the Ministry of Finance, Government of India or his nominee; and

(iv) Registrar General of the Supreme Court of India.

(3) The Chief Justice of India may nominate other Members from amongst those possessing the qualification and experience prescribed in sub-rule (4) of the rules.

(4) A person shall not be qualified for nomination as a Member unless he is :—

(a) an eminent person in the field of law; or

(b) a person of repute who is specially interested in the implementation of the Legal Services Schemes; or

(c) an eminent social worker who is engaged in the upliftment of the weaker sections of the society including Scheduled Castes, Scheduled Tribes, women, children, rural and urban labour.

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