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In Re: Barristers and Vakils - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtKolkata
Decided On
Judge
Reported in4Ind.Cas.297
AppellantIn Re: Barristers and Vakils
Excerpt:
vakils - right of audience--case under criminal law amendment act xiv of 1908. - 1. the acting chief justice intimated that the majority of the court were of opinion that the vakils had no right of audience in the high court in cases sent up for trial there under act xiv of 1908; the reasons for so holding, if necessary, would be given later.
Judgment:

1. The Acting Chief Justice intimated that the majority of the Court were of opinion that the Vakils had no right of audience in the High Court in cases sent up for trial there under Act XIV of 1908; the reasons for so holding, if necessary, would be given later.


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