LLM Students of DU not Allowed to Practice in Court: Delhi HC Issues Notice

February 05, 2018

The Delhi High Court has issued notice to the Delhi University in response to a petition filed with the Delhi High Court challenging impugned ordinance passed in 2015 under the Delhi University Act, 1992 that prohibits LLM students from Delhi University to practice as Advocates in the Court while they are doing the LLM course.

The Petition has been instituted by one Kumar Piyush Pushkar, who apart from the impugned Ordinance has also challenged the a notification of September, 2017 which mandated the LLM students enrolled in the course to give an undertaking on Affidavit that while they are enrolled in the Course they would not engage in any trade, profession, business or gainful activity while enrolled in the course.

The Petitioner has alleged that the aforesaid ordinance and notification are in violation of fundamental right under Articles 14, Article 19(1)(g) and Article 21 of the Constitution of India. The Petitioner has contended the impugned ordinance to be ridiculously or unreasonably disproportionate and exploitative that a student who needs to support himself for his sustenance cannot even work for an hour or so after college to support himself.

The Delhi High Court in the case has now issued notice to Delhi University and has refused to issue any interim order in the case.

The matter will be next taken up on April 12.

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Shilpi Sharan

- Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.