Supreme Court of India
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BCI not bound grant advocacy licence: Supreme Court

A Bench of Justices M Y Eqbal and Abhay Manohar Sapre said “Pursuing law and practicing law are two different things. One can pursue law but for the purpose of obtaining licence to practice, he or she must fulfill all the requirements and conditions prescribed by the BCI. We do not find any reason to differ with the view taken by the High Court. In the facts of the case, we do not find any merit in the appeal, which is accordingly dismissed”.

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