Admission as Advocates (Exemption from training and examination) Rules, 1965

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Preamble

Admission as Advocates (Exemption from training and examination) Rules, 19651

1. Published in the Gazette of India, Extraordinary, Pt. II, Sec. 3(ii), dated 15th September, 1965

S.O. 3917, dated 5th December, 1965.

Whereas on account of diverse circumstances caused by the emergency, particularly in the border States, difficulties have been experienced by persons who obtained their degree in law from any University in India in an examination held during the year 1965, as well as by barristers who were called to the Bar during that year, in undergoing training and passing an examination as required under Cl. (d) of sub-section (1) of Sec. 24 of the Advocates Act, 1961 (25 of 1961).

Now, therefore, in exercise of the powers conferred by Cl. (d) of sub-section (2) of Sec. 49A of the said Act, the Central Government hereby makes the following rules, namely:—

1. Rule

These rules may be called the Admission as Advocates (Exemption from Training and Examination) Rules, 1965.

2. Rule

Every person who has obtained a degree in law from any University in India on the results of an examination held before the 31st day of December, 1965, and every barrister who was called to the Bar before such date, shall be exempt from undergoing a course of training and passing an examination as required under Clause (d) of sub-section (1) of section 24 of the Advocates Act, 1961 (25 of 1961).

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