Hot Off The PressNews

Amending the direction given on 20.09.2017, Chief Justice Dipak Misra said that apart from the advocates-on-records (AoRs), junior counsel can also mention cases for urgent hearing. Stating that mentioning is the beginning of good law practice, CJI said:

“junior advocates should also learn the art of mentioning.”

Earlier, the CJI had put an end to the practice of allowing senior lawyers to mention cases seeking their out-of-turn listing and hearing and had directed that only Advocates-on-Record (AoR) would be authorised to mention cases for out-of-turn hearing. The said direction was given after a junior lawyer, after being denied the permission to mention his case, complained that while his senior colleagues were being allowed to mention matters for urgent hearing, junior members of the bar were denied such opportunities.

Source: PTI

Hot Off The PressNews

On 20.09.2017, putting an end to the practice of allowing senior lawyers to mention cases seeking their out-of-turn listing and hearing, Chief Justice Dipak Misra directed that now onwards only Advocates-on-Record (AoR) would be authorised to mention cases for out-of-turn hearing.

The said direction is an outcome of an incident that occurred yesterday in the Chief Justice’s court after some lawyers were denied permission to mention cases. A junior lawyer complained that while his senior colleagues were being allowed to mention matters for urgent hearing, junior members of the bar were denied such opportunities.

Source: PTI