New announcement by BCI brings relief for DU Law Graduates

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The Bar Council of India (BCI) has officially stated that aspiring lawyers who passed out from Delhi University’s law faculty in the 2013-14 session can be enrolled as Advocates. The statement by the BCI comes as a huge relief for hundreds of students whose future seemed bleak after the DU law program was derecognized.

In a statement to the Delhi High Court, the BCI clarified that it would not let students suffer because of the ban on DU law faculty. It further stated that all three centers of the law faculty will soon be inspected and a decision should follow soon after.

Meanwhile, the DU representatives informed a bench comprising Chief Justice G Rohini and Justice Rajib Sahai Endlaw that show cause notices had been issued to the three centers by the BCI after finding some lacunae.

“It is brought to our notice by DU that BCI, on the basis of the report submitted by the inspection team, passed an order on January 12, 2015 recommending approval of affiliation till the session 2014-15. Show cause notices have been issued to the vice chancellor, all the heads, deans and three professors in charge of all the three law centres of DU, calling upon them to submit their reply within eight weeks,” the court stated, while hearing a petition filed against the derecognition of DU’s law course.

A seven-member BCI team inspected the three centers following the university’s appeal for a continued affiliation to BCI.

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