THE BAR COUNCIL OF INDIA

RULES

 

 

 

PART IV

 

 

 

Standards of Legal Education and Recognition of Degrees in Law

for admission as advocates.

(Rules under Section 7 (h) & (i), 24(1) (c) (iii) and (iiia),

49 (1) (af), (ag) and (d) of the Advocates Act 1961)

 

  

 

THE BAR COUNCIL OF INDIA

RULES

(UNDER THE ADVOCATES ACT 1961)

PART - IV

 

 Rules on Legal Education have been amended from time to time which were incorporated in the pre-existing regulations. There were demands for a consolidated latest version of the Rules under Part IV on standards of Legal Education and Recognition of Degrees in Law for admission as Advocates from Universities and College teaching Law in Country. In response to the popular demand, the Council is publishing the Rules in its final shape as applicable on 30.11.1998. For convenience, the date of introduction of particular amendment has been indicated separately at the end.

 

Standards of Legal Education and Recognition of Degrees in Law

for admission as advocates.

(Rules under Section 7 (h) & (i), 24(1) (c) (iii) and (iiia), 49 (1) (af),

(ag) and (d) of the Advocates Act 1961)

(AS AMENDED UPTO 30TH NOVEMBER 1998)

 

 

 

TABLE OF CONTENTS PAGES

SECTION – A Five year Law Course after 10+2 or 1-11

SECTION – B Three year Law Course after graduation 12-20

SECTION – C Rules regarding Inspection of Law Colleges 21

By the State Bar Councils

SCHEDULE – I Directives issued under Rule 21 in Section A 22-24

or under Rule 14 in Section B.

SCHEDULE – II Questionnaire 25-38

Part – I

Part – II

Part – III

SCHEDULE – III Form of Annual Return to be submitted by the 39-48

Law Colleges

Notes on amendments of Rules 49-52

 

  

There shall be two streams of law courses leading to LL.B. Degree viz. a five year and a three year law course for the purposes of enrolment as advocates as prescribed under the Rules contained in Section-A and Section-B respectively given hereunder.

SECTION - A

Five - year Law Course After 10 + 2 or 11 + 1

1. The five year course of law after 10+2 or 11+1 shall comprise two parts viz. Part I which will be a two year core programme of pre-law study and Part II which will be a three years programme for professional training in law.

2. (1) Save as provided in Rule 5 and Section B, Part IV of the rules hereunder, a degree in law obtained from any University in the territory of India shall not be recognised for the purpose of enrolment as advocate under the Advocates Act, 1961 from June 1, 1982 unless the following conditions are fulfilled: -

    1. That at the time of joining the course of instruction in law for a degree in law, the person concerned has passed an examination in 10+2 or 11+1 course of schooling recognised by the educational authority of Central or State Governments or possesses such academic qualifications which are considered equivalent to 10+2 or 11+1 courses by the Bar Council of India.

    1. The law degree has been obtained after undergoing a regular course of study in a duly recognised law college under these rules for a minimum period of five years, out of which the first two years shall be devoted to study of pre-law courses as necessary qualifications for admission to three year course of study in law to be commenced thereafter. The last six months of the three years of the law course shall include a regular course of practical training.
    2. That the course of study in law has been by regular attendance for the requisite number of lectures, tutorials, moot courts and practical training given

by a college affiliated to a University recognised by the Bar Council of India.

3. (1) That the law education as prescribed in Section -A shall be through whole-time

law colleges or University Department.

  1. A College or University Department will be deemed to be whole time college for the purpose of sub-Rule 3(1), if the working time of the college or the University Department as the case may be, extends to atleast thirty hours of working per week including contact and correspondence programme, tutorials, home assignments, library, clinical work etc. provided that the actual time for class room lectures is not less than 20 hours per week.

1

 

4. The students shall be required to put in a minimum attendance of 66% of the lectures on each of the subjects as also at the moot courts and practical training course.

Provided that in exceptional cases for reasons to be recorded and communicated to the Bar Council of India, the Dean of the Faculty of Law or Principal of law colleges may condone attendance short of those required by this Rule, if the student had attended 66% of the lectures in the aggregate for the semester or annual examination as the case may be.

5. Lateral entry will be permitted to Part II of the five year law course to a candidate who is a graduate of a University, or possesses such academic qualifications which are considered equivalent to a graduate’s degree of a University by the Bar Council of India.

6. (1) The Part I examination should be so conducted as to be called a University examination. A student who has passed Part I of the law course shall be eligible for enrolment in the final year of the three year degree course in arts, social science etc., to supplicate for the B.A Degree. A student who has completed three years of the five year course in law is eligible to get a degree from the University on passing such examination conducted by the same University which is equivalent to B.A. (Law) but such degree shall not entitle the student to enrol as an advocate.

(2) Papers listed in Rule 9(1) of the Bar Council of India Rules in Part IV, Section -A for the two year pre-law study under the scheme of five year course may be adopted by the Universities with such modification as to make it possible for the students to enter the B.A. Degree programme after passing Part I with a view to supplicating for B.A. Degree in one year. Modification of the listed papers may be made keeping in view of the requirements of legal education for those who enter Part II of course from other faculties.

7. Individual Universities may frame their own rules of admission to Part II in such manner that post-graduates as well as graduates may be able to get admission.

8. (1) A Law College shall be located at a place where there is atleast a District Court or a Circuit District Court or within such distance thereof as the Bar Council of India permits.

(2) Every Law College to obtain approval of affiliation must have in its teaching staff in its first year a whole time Principal and atleast two other whole time teachers and by the time it opens its third year, it must have two more whole time teachers. This rule will come into force immediately for new colleges while in case of existing law colleges, it will be effective from 1st July 1996.

2

 (3) The library of the College or University Department shall remain open for atleast eight hours on every working day.

9. (1) The courses of instruction for the Part I for law degree course shall include the following 6 compulsory subjects:-

    1. General English (Graduate Standard) - 2 Papers

(Part I and Part II)

    1. Political Science (Part I , Part II and Part III) - 3 Papers

    1. Economics - 1 Paper

    1. Sociology - 1 Paper

    1. History - 1 Paper

    1. History of Courts, Legislature and Legal

Profession in India. - 1 Paper

NOTE

The Bar Council of India in consultation with experts formulated tentative outline of the courses in the preparatory stage and recommends them to the Universities imparting professional education in law. The suggested course outlines are attached to these rules as appendices A to F.

(2). The course of instruction for Part II of the study in law shall include the following 21 compulsory subjects:-

  1. Jurisprudence.
  2. Contract-I(General Principle of Contract-Section 1-75 and Specific Relief)
  3. Contract-II (Indian Contract Act, Indian Partnership Act, Sale of Goods Act and other Specific contracts).
  4. Tort and Consumer Protection Laws.
  5. Family Law-I
  6. Family Law-II
  7. Law of Crimes
  8. Criminal Procedure Code, Juvenile Justice Act and Probation of Offenders Act.
  9. Constitutional Law
  10. Property Law including Transfer of Property Act and Easement Act.
  11. Law of Evidence

12. Civil Procedure Code and Limitation Act.

  1. Legal Language/Legal Writing including General English

3

14. Administrative Law

15. Company Law

16. Human Rights and International Law

17. Arbitration, Conciliation and Alternate Dispute Resolution Systems

18. Environmental Law including laws for the protection of the wild life and other

living creatures including animal welfare.

19. Labour Law.

20. Interpretation of Statutes

21. Land Laws including ceiling and any other local laws.

(3) Not less than 3 more subjects which may be chosen from the list hereunder:-

  1. International Economic Law.
  2. Bankruptcy Laws
  3. Taxation Laws
  4. Comparative Law/Legal History
  5. Insurance Law
  6. Conflict of Laws
  7. Banking law including Negotiable Instruments Act
  8. Investment and Security Law
  9. Trusts, Equity and Fiduciary Relationships
  10. Criminology and Penology
  11. Air and space Law
  12. Law and Medicine
  13. Women and Law and Law Relating to Child/Law, Poverty and Development
  14. Intellectual Property Law
  15. Maritime Law

(4) Six Months of Practical Training be imparted and Practical Training will include the following Compulsory Papers:

    1. Moot Court, Pre-Trail Preparations and Participation in Trial proceedings.
    2. Drafting, Pleading and Conveyancing.
    3. Professional Ethics, Accountancy for Lawyers and Bar Bench Relations.
    4. Public Interest Lawyering, Legal Aid and Para Legal Services.

4

 

The following Practical Training Scheme shall be adopted by the Universities.

PAPER I : MOOTCOURT, PRE-TRIAL PREPARATIONS AND PARTICIPATION IN TRIAL PROCEEDINGS

This paper will have three components of 30 marks each and a viva for 10 marks.

(a) Moot Court (30 Marks) :

Every student will do at least three moot courts in a year with 10 marks for each. The moot court work will be on assigned problem and it will be evaluated for 5 marks for written submissions and 5 marks for oral advocacy.

(b) Observance of Trial in two cases, one Civil and one Criminal (30 marks):

Students will attend two trials in the course of the last two or three years of LL.B. studies. They will maintain a record and enter the various steps observed during their attendance on different days in the court assignment. This scheme will carry 30 marks.

    1. Interviewing techniques and Pre-trial preparations (30 marks) :

Each student will observe two interviewing sessions of clients at the Lawyers’ Office/Legal Aid Office and record the proceedings in a diary which will carry 15 marks. Each student will further observe the preparation of documents and

court papers by the Advocate and the procedure for the filing of the suit/petition. This will be recorded in the diary which will carry15 marks.

    1. The fourth component of this paper will be Viva Voce examination on all the

above three aspects. This will carry 10 marks.

PAPER II . DRAFTING, PLEADING AND CONVEYANCING

This course will be taught through class instructions and simulation exercises, preferably with assistance of practising lawyers/retired judges. Apart from teaching the relevant provisions of law, the course will include 15 exercises in Drafting carrying a total of 45 marks and 15 exercises in Conveyancing carrying another 45 marks.(3 marks for each exercise)

 5

 NOTE :

    1. Drafting:-

General principles of drafting and relevant substantive rules shall be taught.

    1. Pleadings:

    1. Civil :(i) Plaint (ii) Written Statement (iii) Interlocutory Application (iv) Original Petition (v) Affidavit (vi) Execution Petition and (vii) Memorandum of Appeal and Revision (viii) Petition under Article 226 and 32 of the Constitution of India.

    1. Criminal : (i) Complaints (ii) Criminal Miscellaneous petition , (iii) Bail

Application and (iv) Memorandum of Appeal and Revision.

    1. Conveyancing:

    1. Sale Deed (ii) Mortgage Deeds (iii) Lease Deed, (iv) Gift Deed (v)

Promissory Note (vi) Power of Attorney (vii) Will.

The remaining 10 marks will be given in a viva voce examination which will test the understanding of legal practice in relation to Drafting, Pleading and Conveyancing.

PAPER III : PROFESSIONAL ETHICS, ACCOUNTANCY FOR LAWYERS AND BAR BENCH RELATIONS

This course will be taught in a association with practising lawyers on the basis of the following materials:

    1. Mr. Krishnamurthy Iyer’s book on "Advocacy".
    2. The Contempt Law and Practise.
    3. The Bar Council Code of Ethics.
    4. 50 selected opinions of the Disciplinary Committees of Bar Councils and 10 major judgments of the Supreme Court on the subject.

The Written examination on this paper will have 80 Marks and the viva voce will carry 20 marks.

In lieu of the written examination, colleges may be encouraged wherever appropriate to give the students, Seminars and Projects where they are expected to research and write persuasive memoranda on topics identified in the above subjects.

6

 

PAPER IV : PUBLIC INTEREST LAWYERING , LEGAL AID AND PARA-LEGAL SERVICES

This course carrying 100 marks will have to be designed and evaluated according to local conditions by the colleges in consultation with the Universities and State Bar Councils. It can be taught partly through class room instructions including simulation exercises and partly through extension programmes like Lok Adalat, Legal aid Camp, Legal Literacy and Para Legal Training. The Course should also contain lessons on negotiations and counselling, use of computer in legal work, legal research in support of Public Interest Litigation, writing of case comments, editing of Law Journals and Law Office management. The marks may be appropriately divided to the different programmes that each University might evolve for introduction in the Colleges under its control.

10. For each paper there shall be lecture classes for at least three hours and one hour of tutorial work per week.

11. The examination shall ordinarily be held at the end of every six months. The University shall however, be at liberty to hold examinations at the end of every year. Suitable allocations of subjects for six months or one year, as the case may be, shall be made by the University and the same shall be intimated to the Bar Council of India.

12. Full time teachers of law including the Principal of the college shall ordinarily be holders of a Master’s degree in law and where the holders of Master’s degree in law are not available, persons with teaching experience for a minimum period of 10 years in law may be considered. Part time teachers other than one with LL.M. Degree shall have a minimum practice of five years at the Bar.

12(a). Principal of every law teaching institution should be a person qualified in the discipline of law.

13. The teaching load of full time and part time teachers shall be according to the norms prescribed by the U.G.C. from time to time.

14. The salaries paid to the Principal, full- time and part-time teachers shall be according to the scales recommended by the U.G.C. from time to time.

15. Other benefits like D.A..,C.L.A. (Compensatory Local Allowance), House Rent Allowance, Provident Fund, etc. shall be according to the norms prescribed by the University concerned from time to time.

16. A law college affiliated to a University shall by June 1, 1987 be an independent law college and shall cease to be a department attached to a college.

7

17. (1) No college after the coming into force of these Rules shall impart instruction in a course of study in law for enrolment as an advocate unless its affiliation has been approved by the Bar Council of India.

(2). An existing law college shall not be competent to impart instruction in a course of study in law for enrolment as an advocate if the continuance of its affiliation is disapproved by the Bar Council of India.

18. The Bar Council of India shall cause a law college affiliated or sought to be affiliated to a University to be inspected by a Committee to be appointed by it for the purpose when:

    1. An application for approval of affiliation of a new college is received by it or

It suo motu decides in order to ensure that the standards of Legal Education

laid down by it are being complied with.

    1. The application for approval of affiliation of a new college shall be addressed to the Secretary, Bar Council of India, and shall be sent only through the Registrar of the University concerned with his recommendations and the application be accompanied by an inspection fee of Rs. 50,000/-.

    1. The College and/or the University concerned shall furnish all the information to the Committee of inspection and the Bar Council of India as and when required, and shall co-operate with them in every possible manner in the conduct of inspection.

  1. (1) The Inspection team before recommending approval of affiliation to a new law college should, interalia, make a specific recommendation as to why such a law college is required at the same place/area where the law college is proposed to be started keeping in view the total number of existing Law Colleges in the place/area in particular and the state in general.

    1. The inspection team will also keep in view the approximate population of the area where the College is proposed to be started, number of Law Colleges alongwith the total number of students therein, number of degree colleges as well as junior Colleges in the area in particular and the State in general.

 8

  

  1. If an unfavourable report is received, the Secretary of the Bar Council of India shall cause a copy of the same to be sent to the Registrar of the University concerned for his comments and explanations, if any. Such comments and explanations on the report shall be sent by the Registrar of the University within a period of six weeks from the date of the receipt of the communication.

  1. The Secretary of the Bar Council of India shall cause the report and the comments/explanation of Registrar of the University concerned to be placed before the next meeting of the Legal Education Committee of the Bar Council of India.

(g) If the Legal Education Committee is satisfied that the standards of Legal Education and/or the rules for affiliation or continuance of affiliation provided for in these rules by the Bar Council of India are not complied with and/or that the courses of study, teaching and/or examination are not such as to secure to persons under-going legal education, the knowledge and training requisite for the competent practice of law, the Legal Education Committee shall recommend to the Bar Council of India, the approval/disapproval of affiliation or continuance of affiliation as the case may be.

The Legal Education Committee may also recommend that certain directions be given for improvements to be carried out within the period to be specified.

(h) This recommendation of the Legal Education Committee alongwith the accompanying papers shall be placed before the Bar Council of India for its decision. In case the Bar Council of India disagrees with or modifies the recommendation of the Legal Education Committee, it shall Communicate its views to the Legal Education Committee for its consideration before arriving at a final decision in the matter.

(i) If the Council is of the opinion that affiliation of a college whose affiliation has already been approved, be disapproved, the Council shall give notice of the proposed action to the Principal of the college and the Registrar of the University to show cause within 30 days of the receipt of the notice and the Council shall take into consideration, the reply received before making final orders.

(j) The decision of the Bar Council of India shall be communicated to the Registrar of the University.

9

 

It shall be effective from the commencement of the next academic year following the date on which it is received by the Registrar of the University.

(k) University Law Department/Constituent and affiliated law colleges to which the Bar Council of India has already accorded Approval of affiliation shall submit to the Bar Council of India an annual return in the form prescribed ( as per schedule IV ) by the Bar Council of India at the end of its annual academic session failing which the approval of affiliation accorded shall be liable to be withdrawn/cancelled.

(1) After refusal to grant permission to start a law college or to extend approval of affiliation to any existing law college, no fresh application for the same purpose shall be entertained until the expiry of the next academic session or one calender year whichever is later from the date of such refusal by the Bar Council of India.

(2) Every law college, University, Deemed University & Department of law of any University and applying for approval of affiliation shall obtain permission / no objection for establishment of law college from Government of Higher Education Department of the State, if the same is a requirement under the prevailing law or any order in the State.

19.(1) The Council shall publish by notification in the Gazette of India and in prominent newspapers in India, the names of Universities whose degrees in law are recognised under these rules with a list of law colleges under the Universities which are eligible to impart professional Legal Education as provided for under these rules and send a copy of the notification above referred to all the Universities imparting Legal Education and State Bar Councils.

Provided that for the purpose of sub-rule (1) above, the existing University law departments and law colleges affiliated to Universities shall be deemed to be professional law colleges under these rules unless otherwise decided by the Council.

(2) Information about the non-recognition or derecognition of the degree in law of an University shall also be sent to all Universities in India imparting legal education and to all State Bar Councils.

20. If the Universities located in States where the 10+2 or 11+1 school system is not yet in vogue, propose to start the five year LL.B. Course under these rules, they will be free to do so.

21. The Bar Council of India may issue directives from time to time for maintenance of the standards of Legal Education. The College/University is expected to follow them as compulsory.

10

22. The questionnaire framed as per schedule II by the Bar Council of India as amended from time to time, to be answered by the applicant for affiliation shall be deemed to be directives issued under this Rule.

23. Whenever approval of affiliation is granted to the law college, it shall be necessary for the college to deposit in cash Rs. 1,00,000 (one lakh) in the shape of guarantee to fulfil all the norms of the Bar Council of India. The same shall be liable to be forfeited if the norms are not complied with and the same shall carry no interest.

11

 

SECTION - B

Three - year Law Course after Graduation

1. (1) Save as provided in Section 24(1) (c) (iiia) of the Act, a degree in law obtained from any University in the territory of India after the 12th day of March 1967 shall not be recognised for purposes of Section 24(1) (c) (iii) of the act unless the following conditions are fulfilled:-

(a) That at the time of joining the course of instruction in law for a degree in law, he is a graduate of a University or possesses such academic qualifications which are considered equivalent to a graduate’s degree of a University by the Bar Council of India.

    1. That the law degree has been obtained after undergoing a course of study in law for a minimum period of three years as provided in these rules;

    1. That the course of study in law has been by regular attendance at the requisite number of lectures, tutorials or moot courts in a college recognised by a University.

2. (a) The Council shall publish by notification in the gazette of India and in prominent newspapers in India, the names of Universities whose degrees in law are recognised under these rules with a list of law colleges under the Universities which are eligible to impart professional Legal Education as provided for under these rules and send a copy of the notification above referred to all the Universities imparting Legal Education and State Bar Councils.

Provided that for the purpose of sub-rule (1) (c) above the existing University Law Departments and Law Colleges affiliated to Universities shall be deemed to be professional law colleges under these rules unless otherwise decided by the Council.

(b) Information about the non-recognition or derecognition of the degree in law of an University shall also be sent to all Universities in India imparting legal education and to all State Bar Councils.

2 (1) That the Law Education under Section - B may be through whole time colleges. All law colleges which are exclusively running evening sessions shall switch over to "Day" sessions during the academic year 2000-2001 failing which they will not be entitled to approval of affiliation by the Bar Council of India.

12

  Provided that wherever the college is running evening course, the students who were admitted to the first year in the evening sessions during the academic year 1999-2000 shall be allowed to complete the course

(2) A College or University Department will be deemed to be whole time college for the purpose of sub-Rule 2(1), if the working time of the college or the University Department as the case may be, extends to atleast thirty hours of working per week including contact and correspondence programme, tutorials, home assignments library, clinical work etc. provided that the actual time for class room lectures is not less than 20 hours per week.

3. The students shall be required to put in a minimum attendance of 66% of the lectures on each of the subjects as also at tutorials, moot courts and practical training course.

Provided that in exceptional cases for reasons to be recorded and communicated to the Bar Council of India, the Dean of the Faculty of Law and the Principal of law colleges may condone attendance short of those required by the Rule, if the student had attendance 66% of the lectures in the aggregate for the semester or examination as the case may be.

4. (1) A Law College shall ordinarily be located at a place where there is atleast a District Court or a Circuit District Court or within such distance thereof as the Bar Council of India permits.

(2) Every Law College to obtain approval affiliation must have in its teaching staff in its first year a whole time Principal and atleast two other whole time teachers and by the time to opens its third year, it must have two more whole time teachers. This rule will come into force immediately for new colleges while in case of existing law colleges, it will be effective from 1st July 1996.

(3) The library of the College or University Department shall remain open for atleast eight hours on every working day.

5. (1) The Course of instruction for the study in law shall include the following 21 compulsory subjects:-

1. Jurisprudence.

2. Contract-I(General Principle of Contract-Section 1-75 and Specific Relief)

3. Contract-ii (Indian Contract Act, Indian Partnership Act, Sale of Goods Act and other Specific contracts).

4. Tort and Consumer Protection Laws.

5. Family Law-I

6. Family Law-II

7. Law of Crimes

 

13

    1. Criminal Procedure Code, Juvenile Justice Act and Probation of Offenders

Act.

9. Constitutional Law

10. Property Law including Transfer of Property Act and Easement Act.

11. Law of Evidence

12. Civil Procedure Code and Limitation Act.

13. Legal Language/Legal Writing including General English

14. Administrative Law

15. Company Law

16. Human Rights and International Law

17. Arbitration, Conciliation and Alternate Dispute Resolution Systems

18. Environmental Law including laws for the protection of the wild life and

other living creatures including animal welfare.

19. Labour Law.

20. Interpretation of Statutes

21. Land Laws including ceiling and any other local laws.

(2) Not less than three more subjects which may be chosen from the list hereunder:-

1. International Economic Law.

2. Bankruptcy Laws

3. Taxation Laws

4. Comparative Law/Legal History

5. Insurance Law

6. Conflict of Laws

7. Banking law including Negotiable Instruments Act

8. Investment and Security Law

9. Trusts, Equity and Fiduciary Relationships

10. Criminology and Penology

11. Air and space Law

12. Law and Medicine

13. Women and Law and Law Relating to Child/Law, Poverty and Development

14. Intellectual Property Law

15. Maritime Law

 14

 (3) Six Months of Practical Training be imparted and Practical Training will include the following Compulsory Papers:

1. Moot Court, Pre-Trail Preparations and Participation in Trial proceedings.

2. Drafting, Pleading and Conveyancing .

3. Professional Ethics, Accountancy for Lawyers and Bar Bench Relations.

4. Public Interest Lawyering, Legal Aid and Para Legal Services.

The following Practical Training Scheme shall be adopted by the Universities

PAPER I : MOOT COURT, PRE-TRIAL PREPARATIONS AND PARTICIPATION IN TRIAL PROCEEDINGS

This paper will have three components of 30 marks each and a viva for 10 marks.

    1. Moot Court (30 Marks) :
    2. Every student will do at least three moot courts in year with 10 marks for each. The moot court work will be on assigned problem and it will be evaluated for 5 marks for written submissions and 5 marks for oral advocacy.

    3. Observance of Trial in two cases, one Civil and one Criminal (30 marks):

Students will attend two trials in the course of the last two or three years of LL.B. studies . They will maintain a record and enter the various steps observed during their attendance on different days in the court assignment. This scheme will carry 30 marks.

    1. Interviewing techniques and Pre-trial preparations (30 marks) :

Each student will observe two interviewing sessions of clients at the Lawyers’ Office/Legal Aid Office and record the proceedings in a diary which will carry 15 marks. Each student will further observe the preparation of documents and court papers by the Advocate and the procedure for the filing of the suit/petition. This will be recorded in the diary which will carry 15 marks.

    1. The fourth component of this paper will be Viva Voce examination on all the

above three aspects. This will carry 10 marks.

 

15

 

PAPER II . DRAFTING, PLEADING AND CONV EYANCING

This course will be taught through class instructions and simulation exercises, preferably with assistance of practising lawyers/retired judges. Apart from teaching the relevant provisions of law, the course will include 15 exercises in Drafting carrying a total of 45 marks and 15 exercises in Conveyancing carrying another 45 marks.(3 marks for each exercise)

NOTE :

    1. Drafting:-

General principles of drafting and relevant substantive rules shall be taught.

    1. Pleadings:

    1. Civil : (i) Plaint (ii) Written Statement (iii) Interlocutory Application (iv) Original Petition (v) Affidavit (vi) Execution Petition and (vii) Memorandum of Appeal and Revision (viii) Petition under Article 226 and 32 of the Constitution of India.

    1. Criminal : (i) Complaints (ii) Criminal Miscellaneous petition , (iii) Bail

Application and (iv) Memorandum of Appeal and Revision.

    1. Conveyancing:

(i) Sale Deed (ii) Mortgage Deeds (iii) Lease Deed, (iv) Gift Deed (v)

Promissory Note (vi) Power of Attorney (vii) Will.

The remaining 10 marks will be given in a viva voce examination which will test the

understanding of legal practice in relation to Drafting, Pleading and Conveyancing.

PAPER III : PROFESSIONAL ETHICS, ACCOUNTANCY FOR LAWYERS AND BAR BENCH RELATIONS

This course will be taught in a association with practising lawyers on the basis of

the following materials:

    1. Mr. Krishnamurthy Iyer’s book on "Advocacy".
    2. The Contempt Law and Practise.
    3. The Bar Council Code of Ethics.
    4. 50 selected opinions of the Disciplinary Committees of Bar Councils and 10 major judgments of the Supreme Court on the subject.

16

  

The Written examination on this paper will have 80 marks and the viva voce will

carry 20 marks.

In lieu of the written examination, colleges may be encouraged wherever appropriate to give the students, seminars and projects where they are expected to research and write persuasive memoranda on topics identified in the above subjects.

PAPER IV : PUBLIC INTEREST LAWYERING , LEGAL AID AND PARA-LEGAL SERVICES

This course carrying 100 marks will have to be designed and evaluated according to local conditions by the colleges in consultation with the Universities and State Bar Councils. It can be taught partly through class room instructions including simulation exercises and partly through extension programmes like Lok Adalat, Legal aid Camp, Legal Literacy and Para Legal Training. The Course should also contain lessons on negotiations and counselling, use of computer in legal work, legal research in support of Public Interest Litigation, writing of case comments, editing of Law Journals and Law Office management. The marks may be appropriately divided to the different programmes that each University might evolve for introduction in the colleges under its control.

6. For each paper there shall be lecture classes for atleast 3 hours per week.

7. The examination shall ordinarily be held at the end of every six months. The University shall, however, be at liberty to hold examinations at the end of every year. Suitable allocations of subjects for six months or one year, as the case may be, shall be made by the University and the same shall be intimated to the Bar Council of India.

8. Full time teachers of law including the Principal of the college shall ordinarily be holders of a Master’s degree in law and where the holders of Master’s degree in law are not available, persons with teaching experience for a minimum period of five years in law may be considered. Part time teachers other than one with LL.M. Degree shall have a minimum practice of 10 years at the Bar.

8(a). Principal of every law teaching institution should be a person qualified in the discipline of law.

9. The teaching load of full time and part time teachers shall be according to the norms prescribed by the U.G.C. from time to time.

10. The salaries paid to the Principal full time and part time teachers shall be according to the scales recommended by the U.G.C. from time to time.

17

 

11. A law college affiliated to a University shall by June 1, 1987 be an independent law college and shall cease to be a department attached to a college.

 

 

12. (1) No college started after the coming into force of these Rules shall impart instruction in a course of study in law for enrolment as an advocate unless its affiliation has been approved by the Bar Council of India.

(2) An existing law college shall not be competent to impart instruction in a course of study in law for enrolment as an advocate if the continuance of its affiliation is disapproved by the Bar Council of India.

13. The Bar Council of India shall cause a law college affiliated or sought to be affiliated to a University to be inspected by a Committee to be appointed by it for the purpose when:

    1. An application for approval of affiliation of a new college is received by it or it suo motu decides in order to ensure that the standards of Legal Education laid down by it are being complied with.

    1. The application for approval of affiliation of a new college shall be addressed to the Secretary, Bar Council of India, and shall be sent only through the Registrar of the University concerned with his recommendations and the application be accompanied by an inspection fee of Rs. 50,000/-.

    1. The College and/or the University concerned shall furnish all the information to the Committee of inspection and the Bar Council of India as and when required, and shall co-operate with them in every possible manner in the conduct of inspection.

(d) (1) The Inspection team before recommending approval of affiliation to a new law college should, interalia, make a specific recommendation as to why such a law college is required at the same place/area where the law college is proposed to be started keeping in view the total number of existing law colleges in the place/area in particular and the state in general.

(2) The inspection team will also keep in view the approximate population of the area where the College is proposed to be started, number of law colleges alongwith the total number of students therein, number of degree colleges as well as junior Colleges in the area in particular and the State in general.

18

 

 If an unfavourable report is received, the Secretary of the Bar Council of India shall cause a copy of the same to be sent to the Registrar of the University concerned for his comments and explanations, if any. Such comments and explanations on the report shall be sent by the Registrar of the University within a period of six weeks from the date of the receipt of the communication.

(f) The Secretary of the Bar Council of India shall cause the report and the comments/explanation of Registrar of the University concerned to be placed before the next meeting of the Legal Education Committee of the Bar Council of India.

(g) If the Legal Education Committee is satisfied that the standards of Legal education and/or the rules for affiliation or continuance of affiliation provided for in these rules by the Bar Council of India are not complied with and/or that the courses of study, teaching and/or examination are not such as to secure to persons under-going legal education, the knowledge and training requisite for the competent practice of law, the Legal Education Committee shall recommend to the Bar Council of India the approval/disapproval of affiliation or continuance of affiliation as the case may be.

The Legal Education Committee may also recommend that certain directions be given for improvements to be carried out within the period to be specified.

(h) This recommendation of the Legal Education Committee alongwith the accompanying papers shall be placed before the Bar Council of India for its decision. In case the Bar Council of India disagrees with or modifies the recommendation of the Legal Education Committee, it shall Communicate its views to the Legal Education Committee for its consideration before arriving at a final decision in the matter.

    1. If the Council is of the opinion that affiliation of a college whose affiliation has already been approved, be disapproved, the Council shall give notice of the proposed action to the Principal of the College and the Registrar of the University to show cause within 30 days of the receipt of the notice and the Council shall take into consideration, the reply received before making final orders.

    1. The decision of the Bar Council of India shall be communicated to the Registrar of the University.

 

19

 

It shall be effective from the commencement of the next academic year following the date on which it is received by the Registrar of the University.

    1. University Law Department/Constituent and affiliated law colleges to which the Bar Council of India has already accorded approval of affiliation shall submit to the Bar Council of India an annual return (as per schedule IV) in the form prescribed by the Bar Council of India at the end of its annual academic session failing which the approval of affiliation accorded shall be liable to be withdrawn/cancelled.

(1) After refusal to grant permission to start a law college or to extend approval of affiliation to any existing law college, no fresh application for the same purpose shall be entertained until the expiry of the next academic session or one calender year whichever is later from the date of such refusal by the Bar Council of India.

(2) Every law college, University, Deemed University & Department of Law of any University and applying for approval of affiliation shall obtain permission / no objection for establishment of law college from Government of Higher Education Department of the State, if the same is a requirement under the prevailing law or any order in the State.

14. The Bar Council of India may issue directives from time to time for maintenance of the standards of Legal Education. The College/University is expected to follow them as compulsory.

15. The questionnaire framed by the Bar Council of India as amended from time to time, to be answered by the applicant for affiliation shall be deemed to be directives issued under this Rule and shall be added as Schedule II to Rules in Section B.

20

SECTION -C

RULES REGARDING INSPECTION OF LAW COLLEGES

BY THE STATE BAR COUNCILS

  1. The State Bar Council should inspect only such colleges about which their is a specific direction of the Bar Council of India for the State Bar Council to inspect.

  1. The State Bar Council will be entitled to charge an inspection fee of Rs. 5000/ from the College to be inspected or the actual cost of inspection whichever is less.

  1. While inspecting such colleges the inspection should be done by a team consisting of the two members of the State Bar Council duly authorised by the State Bar Council.

  1. The inspecting team of the State Bar Councils should verify whether the standards to be observed by the college under the Rules of the Bar Council of India and the norms framed by it are observed properly and give a report on the factual position about the same.

  1. The inspecting team should send a report to the Bar Council of India interalia on the following points :-

  1. The building of the college and its adequacy,
  2. Qualifications, salaries, terms and conditions of service

mode of appointments of Lecturers of the college concerned,

  1. Qualifications, salaries , service conditions, mode of appointments

of staff of the college concerned,

  1. Timings of college,
  2. Number of students,
  3. Attendance Register whether maintained properly or not,
  4. Total working days of the current academic year as well

as also of last three years,

  1. Funds of the college and annual auditing,
  2. Library details.

  1. The inspection team should also send a report on the quality of teaching, infrastructure for teaching and whether in its opinion affiliation already granted should be continued or not. The report should also mention whether the permission for affiliation granted should be temporary or permanent.

SCHEDULE - I

( To Rules in Sections A and B )

( Directives issued under Rule 21 in Sec A and under Rule 14 in Sec-B)

  1. The teaching of the core programme in Part I of the law course may be done with the help of teachers in the discipline concerned from the respective University / College departments.
  2. The maximum strength of students in any class ( LL.B : I, II, III, IV, and V)

shall not exceed 320 in any given College or University, Department of law and the number of students in any section of each of such class shall not exceed 80. In other words no college or University Department of law shall have on its rolls a total student strength of over 1600 students in all its 1st, 2nd , 3rd , 4th and 5th years put together.

3. Law college and University law departments shall ensure that :

  1. Multiple copies of prescribed and recommended readings are available to
  2. the students.

  3. Seating arrangements are provided for at least 15% of the students at a

time in the reading hall.

(c) The teacher – student ratio is at least 1:40

4. Building

1 (a) The building of a college shall be available for its exclusive use,

during the working hours of the college.

    1. The accommodation provided foe classes, hostel, if any, and the

residential quarters for the Principal and the teacher to be in-charge of

the hostel, if any, will be separate.

2. The college buildings shall consist of the following :

(a) Classrooms;

(b) A common room for men students;

22

(c) A common room for women students;

  1. (d) A library hall with book shelves and reading tables; sufficient to seat
  2. 20% of the students on the roll.

    (e) Office rooms for the Principal and his office staff;

    (f) A teachers’ common room.

    3. (a) All buildings shall be well lighted and ventilated and shall have

    adequate sanitary arrangements and water supply;

    (b) All buildings shall be duly furnished.

  3. 4. (a) If the college has no building of its own and it is proposed to be housed temporarily in a hired building, the college authorities shall create the building fund which shall be set apart and deposited in a Scheduled Bank or a District Central Co-operative Bank.
  4. (b) Deposits so made in the name of the college shall not be withdrawn except when required for meeting the cost of the portion of the building already constructed.

    (c) The building shall be completed within a period of five years from the date of the approval of affiliation is communicated to the Registrar of the University concerned.

    5. Library

    (a) There shall be an independent library, which shall be adequately equipped with law reports, books, periodicals and reference books to satisfy the requirements. Every law college must subscribe to the following law journals for its library :

    1. All India Reporter

    2. Supreme Court Cases

    3. State High Court Reports

    4. Local Journals

    5. Indian Bar Review

    23

    (b) The library shall be in the charge of qualified and trained librarian.

  5. (c) The minimum initial and recurring annual expenditure on the library

shall be as below :

Initial Rs. 2,00,000/-

First year Rs. 50,000/-

Second year Rs. 50,000/-

Third year Rs. 25,000/-

  1. The building fund, as provided in Directive 4 (4) shall be created at least
  2. for Rs.25 lakhs through installments as under :-

    Initial Rs. 15,00,000/-

    First year Rs. 5,00,000/-

    Second year Rs. 5,00,000/-

  3. The accommodation provided for classes, hostel, if any, and the residential quarters for the Principal and the teacher to be in charge of the hostel, if any, will be separate.

8. Quarters for the Principal,

Quarters for the teacher-in-charge of the hostel, if any, located near the

hostel.

Quarters for other permanent teachers as and if required by the University.

9. Provision may also be made if possible for a playground and adequate

facilities for games and sports

10. Every University shall endeavour to supplement the lecture method with

the case method, tutorials and other modern technique of imparting legal

education.

 

24

 

SCHEDULE II

(Rule 22 in Section A & Rule 15 in section B)

( Questionnaire to be answered by the applicant)

(This questionnaire shall be routed through the University to which

affiliation is sought)

 

This questionnaire has been prepared in the light of the rules of the Bar Council of India in Part IV, Section A & B relating to standards of Legal Education and Recognition of degrees in Law under Section 7(h) and 24 (1) (c) (iii), (iiia), and 49 (1) and (d) of the Advocates Act, 1961

Resolution No. 34/2000.

"Resolved that the existing questionnaire in Schedule II and Proforma for inspection report of law colleges in schedule III in Part IV of the Rules of the Bar Council of India be replaced with one which is recommended by the Legal Education Committee at its meeting held on 19th & 20th February, 2000."

 

25

  

 


SL.NO.

 

THE BAR COUNCIL OF INDIA

21, ROUSE AVENUE, NEW DELHI - 110 002

 

PROFORMA FOR APPLICATION (PART I), INSPECTION (PART II), EXPLANATION AND COMPLIANCE REPORTING (PART III) IN RESPECT

OF LAYING DOWN STANDARDS OF LEGAL EDUCATION UNDER SEC 7(4)

AND RECOGNITI ON OF DEGREES IN LAW UNDER SEC. 7(i) AND RULES MADE THERE UNDER

SEC. 24(1) (C) (iii), (iiia) AND SEC. 49(1) (d) OF ADVOCATES ACT, 1961.

 

 NOTE :

(a). Part I is the form in which colleges/departments seeking recognition have to apply. Three copies of the application have to be filed along with supporting documents. All columns must completed; incomplete applications will not be taken up for consideration. Also forms submitted without the prescribed fee will also not receive attention. It may take 12 to 16 weeks for the BCI to cause the inspection after submission of applications.

 (b). Part II is the form in which the inspection team will verify data and prepare its report

to the LEC.

(c). Part III is the form in which the BCI office will seek explanation/clarification and wherever necessary, compliance to the BCI rules before submission of the application along with the inspection report to LEC for consideration.

  1. Correct and honest statement of facts supported by documentary evidence and prompt response from the management to the correspondence will enable the BCI to process the applications at the shortest possible time.

(e). Any attempt to influence unlawfully the judgement of the Inspection team or LEC/BCI

will entail summary rejection of the application itself.

 

 

26

 

 

PART - I

APPLICATION SEEKING AFFILIATION / RECOGNITION OF COLLEGE/UNIVERSITIES TEACHING LAW

FOR PURPOSES OF ADVOCATES ACT

  1. ESTABLISHMENT, MANAGEMENT AND STATUS OF THE

INSTITUTION : -

A.

(a). Name and complete address of

the institution including Pincode,

Phone & Fax Numbers

 

(b). Name, designation and

address of the person

making the application with

Phone & Fax numbers:

 

 

 

 

 

(c).Year of establishment and

university to which affiliated.

 

(d).When was it affiliated ?

(Letter from University)

 

(e).What courses in law are (i).

being offered at present (ii). (iii).

 

(f).When did the BCI give

recognition ?

( letter from BCI)

 

(g).Was the college inspected

before by BCI ?

Details of the same.

 

 

 

(h).Recognition of courses

to which this application

refers:

 

(i).How many batches of LL.B

graduates passed out of

the Institution.

 

(j).How many batches of Post

graduate (LL.M) students

passed out of the Institution?

 

 

B.

(a).Who manages the institution

and under what framework ?

(Enclose : Statute,Regulation,etc.)

 

(b).Give the detailed name,

address of the Board of

management.

(Enclose documents in support)

 

(c).What are the other institutions

run by the same management

and where?

 

(d).How long the present

management will continue

under the rules ?

 

(e).What are the sources of

funding of the institution?

 

(f).What are the assets of the

law college/deptt.?

(Details of documents in

support )

 

(g).Who appoints the staff of

the college and under

what procedure ?

 

(h).Does the college pay

U.G.C. scales? If not,

how much for different

cadres of academic staff.

(i).Was the college ever disaffiliated by the Govt./

University ? If so, what

reasons ?

 

(j).Give additional evidence,

if any, to guarantee the

financial viability of the

college.

 

 

II. INFRASTRUCTURAL FACILITIES

(a). Land and Buildings : Area,

built-up space, description

of class rooms, staff rooms,

student facilities used for

law college only

 

(b).Does the college have its

own building? If not, when

it proposes to build ?

 

(c).Size, furniture, budget,

personnel, system of

lending etc. of the college

law library.

 

(d).Number of text books,

reference books and

periodicals in law library

(Give detailed break-up

in separate paper)

 

(e).Name, rank, salary, qualification and teaching experience of academic staff including Principal (Use separate sheet, if necessary)

 

(f).Give details of supporting

(administrative) staff

available to the law college.

 

(g).Is there a hostel for students?

How many can be

accommodated ?

 

(h).Are there common room

facilities for students ? Boys

and Girls ?

 

(i).How far is the nearest court from the college? What are the

other courts in the neighbourhood?

 

(j).Are there other law teaching

institutions in the area? Give

details.

 

 

III. ACADEMIC AFFAIRS AND POTENTIAL FOR DEVELOPMENT

(a).What are the courses now

being offered ?

 

(b).What is the strength of

students in each of the

courses now offered ?.

 

(c).What is the process of

student selection for

admission.

 

(d).What is the maximum

intake the college had in

the last five years?

(Give detailed break-up)

 

(e).What is the duration and

normal schedule for

teaching in the college ? (attach the time-table used in the last year/semester)

 

(f). How many classes a student

has to attend on an average

on a working day?

 

 

(g).Is the attendance taken

once a day or once in

every class ?

 

(h).Who keeps the attendance

register ? office/ teacher

after class hours.

 

(i).What percentage of students

live in the locality and what

percentage commute from

outside the area?

 

(j).Are there periodic examinations

conducted by the college

to assess progress of learning

of students?

 

(k).Who supervises the regularity and quality of teaching and under what procedure ?

 

(l).How does the management

ensure that classes are

regularly held ?

 

(m).Give details of how many

students the college

admitted in the 1st LL.B class,

how many it presented for the

IIIrd LL.B examinations and

how many have passed ( with

Distinctions if any) in the last

five years.

 

(n).What are the outstanding

academic achievements

of the college in legal

learning ?

 

(o).What evidence are there to

show research accomplishment

of the faculty?

(Attach data separately of each

such faculties)

 

 

(p).Does the college publish

any journal?

(Give details & attach copies)

 

(q).What is the system in vogue for

Practical Training of students ?

(Give details )

 

(r).Is the college students/staff

involve themselves in legal aid

activities ?

(Give details)

 

(s).Give the names of teachers

handling the practical

training courses.

 

(t).What are the problems perceived

in imparting practical training ?

 

(u).Did the college introduce the

BCI prescribed curriculum ?

 

(v).Does the college follow an

annual or semester system?

 

 

 IV. SELF ASSESSMENT REPORTS

The LEC/BCI would like to have an objective, honest and transparent assessment of the academic performance and potential of the college/department from each member of the teaching staff including Principal and of the management independently when they can frankly express the strengths and weaknesses of the institution as they perceive it. If any member wants to keep that information confidential the LEC/BCI will make every effort to keep it so. The individual reports may also be directly sent to the Chairman, LEC if they so desire.

V. UNDERTAKING

I Mr. ............................................................ hereby declare that the information provided above are true to the best of my knowledge and I have not attempted to suppress or exaggerate data concerning the above institution which is directly under my management.

 

PRINCIPAL / DEAN CORRESPONDENT / MANAGEMENT

PLACE:

DATE :

P.S. Send this report only in the form serially numbered and available only from the Secretary, Bar Council of India, New Delhi. Keep a xerox copy of the same with you for record and consultation when the inspection team visits your college.

 35

  

SL. No.

PART - II

THE BAR COUNCIL OF INDIA : LEGAL EDUCATION INSPECTION

PROFORMA TO BE FILLED BY BCI APPOINTED

INSPECTION TEAM AFTER VISITING LAW COLLEGES / DEPTS.

( Each member to file independent inspection reports. Please file

the report on the same day of inspection or in the following day)

A. PRELIMINARY DETAILS

(a) Names of Inspection Team :

(b) Date of Inspection :

(c) Did you study Part I application filed by the college and formulated the

questions you want to specifically raise with management, faculty, students

and alumni ?

B. VERIFICATION OF DETAILS ON INFRASTRUCTURE,

MANAGEMENT AND ACADEMIC ENVIRONMENT

( Note : The team will go through each and every item in Part I with the

Management/Principal, personally visit the premises and satisfy itself of

the statements made therein. Discrepancies and inadequacies noticed are

to be recorded here in detail as they would form the basis of queries/

classifications under Part III to be raised by BCI Secretariat later. Use

separate sheets and attach with the report).

C. VERIFICATION OF ACADEMIC AFFAIRS AND POTENTIAL FOR

DEVELOPMENT

( Note : This should contain information on the quality of teaching, academic

performance in the past, library resources available and its use by

students, the competence of teachers for respective jobs including clinical

teaching, extent of student satisfaction, general reputation of the college

etc. The inspection team will use the self-assessment reports of teachers

for verifying this item in discussion with the teachers concerned. Separate

meetings with groups of students and advocates in the area who passed

  36

out of the institution are desirable to come to a fair conclusion on

standards for the purpose of suggesting improvements in academic affairs.

Use separate sheets to record your impression on academic standards, its strength and weaknesses. It is important that each team member prepare the impressions independently so that the LEC can come to an objective assessment with the help of inspection reports ).

D. CONCLUSIONS AND RECOMMENDATIONS

(a) On Infrastructure including library and staff :

(b) On standards of teaching, research, co-curricular activities :

  (c) On reforms immediately required if Part IV BCI Rules were to be complied with in letter and spirit :

     (d) Recommendations for LEC/BCI consideration :

  

 

 

 Signature :

Place & Date :

 

37

 

 

 

 

SL. No.


PART - III

 

THE BAR COUNCIL OF INDIA : LEGAL EDUCATION - EXPLANATIONS

AND CLARIFICATIONS OF COLLEGES ON

QUERIES RAISED AFTER INSPECTION

 

( NOTE : This part is to be filled by management of the colleges if they are asked to do so by the BCI Secretariat on the basis of the findings of the inspection team. Only applications which are complete in all respects alone will be submitted to the LEC. As such, BCI Secretariat will examine the application (Part I) with the inspection reports (Part II) in the context of Rules of Part IV of the BCI Rules and point out inadequacies and non-compliance and seek clarifications from colleges by sending this proforma (Part III). Before sending the Part III proforma, the BCI Secretariat will enter the queries and clarifications they are seeking from the college management)

Queries from the BCI Secretariat to college management : -

1.

 

 

 

 

2.

 

 

-------------------------------------------------------------------------------------------------

FOR OFFICE USE ONLY

(i) Recommendations of the LEC :

 

(ii) Decision of the BCI :

 

 

 

38

 

 

SCHEDULE - III

Annual returns to be submitted by the Law Department /Constituent & Affiliated Law Colleges in terms of Resolution No. 111/1996 of the Bar Council of India

Under Rule 18 (k) in Section-A and 13 (k) in Section-B, Part-IV

The Law Colleges are required to submit this return duly filled in or before 30th of June every year.

 

I. GENERAL

1. Name of the college with

complete address and

phone numbers

 

2. Name of the University to

which the college is

affiliated.

 

II. AFFILIATION

1. Nature of affiliation granted

by the University

(Temporary or Permanent)

Give details.

 

2. State whether approval of

affiliation of the Bar Council

of India has been obtained. If

so, on what date? If not,

reasons to be stated.

 

III. STATUS

1. Date on which the college was

first started along with

supporting documents.

 

 

 

2. Whether at any point of time,

the college was inspected by

the Bar Council of India? If

so, on what date? If not,

reasons to be stated.

 

3.A copy of the Statute/Ordinance

Rules framed by the University

in the matter of affiliation of

private law colleges.

 

4.Furnish a copy of the State

Education Act/Rules pertaining

to the establishment of law

colleges in the state.

 

IV. STUDENT BODY

1.(a) Total number of

applications received for

admission in the 1st year of

the three year law course.

 

(b) Total number of students

selected for admission in

the 1st year.

 

(c) Mode of selection (whether

on basis of merit with

prescribed minimum marks?

Whether there is an entrance

test/interview/percentage of

marks obtained in the

qualifying examination of

the above method.

 

(d) Break up of students in the

2nd and 3rd year of the

three year course.

2nd year

3rd year

  1. Number of S.C., S.T. and

girls students in all the

three years.

S. C.

S. T.

Girls

2.(a) Total number of applications

received for admission in

the 1st year of the five year

law course.

 

(b) Total number of students

selected for admission in

the 1st year.

 

(c) Mode of selection (whether

on basis of merit with

minimum marks prescribed?

Whether there is any

entrance test/interview/

percentage of marks

obtained in the qualifying

examination or combination

of the above methods)

 

(d) Break up of students in the

2nd,3rd,4th & 5th year of the

course.

2nd

3rd

4th

5th

(e) Number of S.C., S.T. and

girls students in all the 5

years.

S. C.

S.T.

Girls

3. (a) Percentage of successful

students in the University

examination from each

class year wise.

3

year

1st

2nd

3rd

5

year

1st

2nd

3rd

4th

5th

(b) Are the students generally

from the local colleges,

from other areas of the

State and from other States

of India or from abroad?

Give respective numbers

of students from each of

the above sources.

 

 

 

V. TEACHING STAFF

(a) Total number of teachers

including the Principal, if

any,(full time) with their

qualification, experience, pay

scales and the present pay

 

(b) Total number of teachers

including the Principal, if

any (part-time) with their

qualifications, teaching

experience, standing at the

Bar. Pay scales if any and

the present pay.

 

2. Present teacher - student ratio

 

3. Whether any dearth or

difficulty experienced in

recruiting qualified teachers.

State the exact nature of

difficulties.

 

VI. LIBRARY

1. (a) Total number of books in

the library with a list of

books, classified subject

wise.

 

(b) Details of additions during

the year with a list of books,

classified subject wise.

 

(c) Details of law reports

subscribed.

 

(d) Details of law journals and

periodicals subscribed.

 

 

(e) Total amount spent during

the year for purchase of

books with xerox copies

of cash vouchers.

 

(f) Reading hours and extent of

students attendance and use

of library facilities. Whether

lending of books is allowed.

 

VII. PRACTICAL TRAINING

1. (a) Details as to how the

practical training is

conducted.

 

(b) Details of Court visits

under took during the year

and the nature of courts

(Send specimen of court

diary maintained by the

students)

 

(c) Number of Moot Courts

held during the year.

 

(d) Whether the prescribed

methods of training and

allotment of marks are

strictly followed. Whether

any difficulty experienced.

 

VIII. EXAMINATIONS

1. (a) Dates of annual examinat-

ions/semester examinations

 

 

 

 

 

 

(b) Number of students

appeared in the examinat-

ions in the 1st, 2nd, & 3rd

year of the three year course

and 1st, 2nd, 3rd , 4th & 5th

year of the 5 year law course

 

3 year

1st year

2nd year

3rd year

5 year

1st Year

2nd year

3rd

year

4th year

5th

year

 

(c) Percentage of success year

wise.

 

3 year

1st year

2nd year

3rd year

5 year

1st

year

2nd

year

3rd

year

4th

year

5th

year

(d) Number of students

promoted to the next year.

 

(e) Whether promoted with any

arrears of subjects to be

cleared.

 

IX. FEE & OTHER INCOME

OF THE COLLEGE

1. (a) Details of the fee structure

of the college, admission

fee rate, month/annual fee

and examination fee rate

to be stated.

 

(b) Total amount of fees

collected during the year

and other income of the

college.

 

(c) Details of amounts spent on

the following for further

development during the

year :

 

(i) Library

 

(ii) Building of the college

 

(iii) Furniture of the college

 

(iv) For the welfare of the

students and teachers

of the college.

 

X. OTHER INFORMATION

1. (a) Enclose a copy of the

prospectus for the current

year (Both three year as

well as five year courses)

 

(b) Medium of instructions in

the college.

 

(c) Working hours and shifts,

if any. Copies of class

routines to be enclosed.

 

XI. NON TEACHING STAFF

1. (a) Total number of non-

teaching staff in the

college including last

grade employees.

 

(b) Pay scales and other

facilities provided to them

 

XII. RECENT TRENDS IN

THE COLLEGE AS

REGARDS

1. (a) Enrolment yearwise

 

(b) Income and expenditure

 

(c) Sources of income,

Government and Private

 

(d) Does the college, charge

capitation fees, if so, when

and at what rate and what

is the trend?

 

XIII. STUDNET DISCIPLINE

 

State the nature of discipline

maintained by students of

the college giving details.

 

XIV. COMPETITION IN

ATTRACTING

STUDENTS

Do you experience any

unfair competition from any

other law college or depart-

ment of University in the

matter of inflow of student?

If so, state the nature and

source of such competition

and suggest remedies.

 

XV. DECLARATION

The statements in this Annual

return are truly and respons-

ibly made with awareness

that any statement found

untrue, suppressio vary or

suggestio falsi will render

the approval of affiliation

to the department/college

liable to be cancelled by the

Bar Council of India.

 

 

 

(Signature)

Head of the Department of law/

Date : Principal, Law College

Place: (college seal)

 

 

 

Amendments of the Bar Council of India Rules in Part IV relating to standards of Legal Education and Recognition of Degrees in Law for admission as Advocates published from time to time in the Gazette of India in Part III, Section 4.

 

 

S. No

(1)

Resolution No

(2)

Date of Resolution

(3)

Part

(4)

Date of Publication

(5)

Page No.

(6)

Nature of amendment

(7)

1

2/1996

25-2-1966

III

26-3-1996

209

Rules framed under Section 7(b) and (i),24(1) (c) (iii) and 49(d) of the Act.

2

40/1967

12-3-1967

III

1-4-1967

188

189

Substitution of new Rules in lieu of old Rules

3

74/1967

30-4-1967

III

27-5-1967

262

Addition of Rule 11

4.

131/1967

13-8-1967

III

16-9-1967

462

Addition of words in Rule 10

5.

37/1969

17-4-1969

III

3-5-1969

240

Amendment of Rule 1

6.

136/1969

26-10-1969

III

13-12-1969

712

Amendment of Rule 1

7.

116B/1970

30-9-1970

III

24-10-1970

1692

Addition of explanation at the end of Rule 2.

8.

99/1971

1-8-1971

III

25-9-1971

2254

Addition of Rule IA

9.

49/1975

27-4-1975

IV

6-9-1975

1680

Rules of the BCI in supersession of the existing Rules

10.

49/1976

7-3-1976

IV

10-4-1976

1372

Amendment of Rules 6

11

72/1977

24-9-1979

IV

31-12-1977

2374

2375

 

Addition in Rule 1(1)

12.

72/1977

1-4-1979

IV

13-10-1979

2272

2273

2274

Norms of affiliation of Law Colleges

13.

79/1982

7-5-1982

IV

2-2-1983

1371

to

1380

New Rules relating to 5 years Degree course

14.

83/1982

7-5-1982

IV

2-2-1983

1380

Amendment of Rule 2

15.

84/1982

7-5-1982

IV

14-7-1984

2152

Amendment of Rule 6

16.

99/1985

7-5-1982

IV

7-9-1985

1764

Amendment of Rule 5

17.

99/1985

15-2-1986

16-2-1986

IV

27-9-1986

1732

Revised new Rules relating to 5 years Degree course

18.

99/1985

15-2-1986

16-2-1986

IV

27-9-1986

1735

Addition of Schedule I

19.

21/1987

-do-

IV

8-7-1987

2948

Amendment of Rules

20.

-do-

25-7-1987

26-7-1987

IV

28-11-1987

3747

Amendment of Rules

21.

134/1989

 

 

-do-

 

 -do-

16-12-1989

17-12-1989

-do-

 

-do-

IV

 

 

-do-

 

 -do-

-do-

28-11-1987

 

 

9-9-1995

 

9-9-1995

3747

 

 

1711 to 1721

1635 to 1650

1650

Revised entire set of Rules for 5 years in Section A and re-introduction of 3 years in Section B,

List of law colleges affiliated to various Universities

22.

152/1995

5-11-1995

-do-

16-3-1996

2979

2980

Amendment by way of additions, alterations and substitutions.

23.

128/1995

4-11-1995

5-11-1995

-do-

8-6-1996

3306

3307

Training Rules.

24.

128/1995

13-2-1997

-do-

15-3-1997

783

Addition, substitution

25.

III/1996

10-8-1996

11-8-1996

-do-

-do-

784

785

Schedule II

26.

18/1996

10-2-1996

11-2-1996

-do-

-do-

785

Section C - Annexure "A"

27.

143/1996

16-11-1996

17-11-1996

-do-

-do-

786

787

Amendment to Training Rules

28.

12/1998

21-3-1998

22-3-1998

-do-

1-8-1998

2735

Amendment of Rule 18(1) in Section A and 13(1) in Section B

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

52