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

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Supreme Court refused urgent hearing of the plea seeking cancellation of National Eligibility-cum-Entrance Test (NEET) which was conducted on 07.05.2017. The Court said that since the matter was already being heard by the Madras High Court that has also ordered a stay on the publication of the result till 07.06.2017, there was no need to hear the matter urgently. The Court, however, asked the petitioner, an NGO named Sankalp, to mention the plea next week. The petitioner had sought for cancellation of the exam held on 07.05.2017 and conduct of re-exam due to alleged question paper leak.

Source: ANI