Legal representation to be allowed a per amendment to Senior Citizen Act

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The Central Government informed the Delhi High Court that it has constituted a Review Committee to consider revision of the Maintenance and Welfare of Parents & Senior Citizens Act, 2007 (Senior Citizen Act) insofar as it prohibited representation by a legal practitioner in proceedings under the Act.

The Court was hearing a batch of petitions challenging the constitutional validity of Section 17 of the Senior Citizens Act which prohibits representation by a legal practitioner in proceedings under the Act.

At the outset, the Central Government acknowledged that the Punjab & Haryana High Court had passed a judgement holding that there could be no bar on legal representation under the Senior Citizen Act.

Pursuant to the judgement, it had therefore established a Review Committee to consider bringing the appropriate amendments to the Act, Central Government said.

The Court was informed that for this purpose, several consultations with all the stakeholders at the national level were also being conducted.