Lawyer’s appearance without enrollment number not acceptable

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lawyers enrolment number

The Allahabad High Court has taken suo moto cognizance of the matter related to UP Courts security and in the proceedings held today, directed all the Courts to allow the appearance of Advocates only after details of their enrollment number gets furnished. 

The Court took a strict view and stated that it will not allow the appearance of Advocates through Vakalatnama, etc. from March 20, if they don’t furnish their enrollment number.

However, it has been issued the direction with respect to the Districts where the process of preparation of Advocates’ Roll has been completed.

The Court remarked: 

“We, therefore, direct all the Courts not to entertain any appearance of Advocates through concerned, etc. without a number of “Advocate Roll”, wherever Advocates Roll has been completed, on and after 20.03.2020 and a notice to this effect shall be communicated to Bar Associations of concerned District Judgeships forthwith” 

“Further where Advocates Rolls has not been completed, the same shall be completed as per the time given by this Court and in those District Judgeships also, on and after 01.04.2020, appearance of Advocates through Vakalatnama, etc. shall not be accepted or entertained by any Court, until Advocate Rolls’ number is mentioned thereon.”

In case an Advocate outside the District Court has to appear, the Court clarified that he/she shall be accompanied by a Local Advocate, whose enrollment number will be mentioned in the appearance slip