5 years experience a must to be a Supreme Court lawyer: BCI

The Bar Council of India has specified that “5 years experience a must to be a Supreme Court lawyer”

With the new Certificate of Practice and Renewal Rules issued in 2014, the Bar Council of India (BCI) has stated that an advocate cannot start his/her practice in the Supreme Court unless they have atleast five year practice experience in the lower and high court of India .

Before being allowed to argue in the Supreme Court, advocate must practice for at least two years in a trial court and three years in a high court in India.

As per the rules, the advocate’s certificate of practice will have to be renewed in every five years with the State Bar Council. The application for the same should be filled six months before the certificate’s expiry.

According to Economic Times report the reasons of the new certificate of practice rules states “There is an urgent need for laying down some conditions for practicing law in different courts so as to give due weightage and credence to experience.

Before an advocate could practice law in higher courts, there is need that he is exposed to real court experience in lower courts/trial courts. This will help in integrating the whole judicial system from the perspective of the bar”.

Advocates of all the categories can appear before the Supreme Court but Supreme Court advocates on record (AOR), who cleared the Supreme Court AOR exam, are only eligible to appear and to plead for a party in the Supreme Court. Non AORs cannot file their matter in Supreme Court without the help of AOR.

In 2013, Supreme Court had banned the advocates enrolled for less than one year from appearing before the Supreme Court.

The new issued rule will help the fresher’s advocate in learning the ropes from lower and high court and will make them understand courts functioning.

 

 

About the Author

- Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System

 

 

 

 

 

 

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  1. […] post 5 years experience a must to be a Supreme Court lawyer: BCI appeared first on […]

  2. nagkukatla says:

    Hi, this is nageswara rao, I am from hyderabad. I completed law in 2006, enroled as an advocate in may 2010. Now I am nt practicing and nt attending any district or hght court. Now, I amplanning to make to start my career in legal n want to join under seniir in supreme court of delhi. So, am I eligible to go under him? Am I eligible to renewal my certificate in 2015 may, cause it will cross 5 yrs . So, as per bci mentioned that have to renewal befire six months of expiry time of 5 years. So, shall I need to renewal in december 2014 itself or nt, lead me in a best way. Waiting for replies.

  3. […] Bar Council of India has been issued a notice by the Madras High Court on the petition which was provided earlier by BCI that to be a Supreme Court lawyer five years experience is must. […]

  4. […] and Justice Rajib Sahai Endlaw that show cause notices had been issued to the three centers by the BCI after finding some […]

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