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Home / Latest News / Lawyers knocks Supreme Court doors as State Govt. fails to pay 48 Lakhs due as his Fees, SC directs State to Pay

Lawyers knocks Supreme Court doors as State Govt. fails to pay 48 Lakhs due as his Fees, SC directs State to Pay

May 22,2018:

A lawyer had to knock the doors of Supreme Court to seek a direction to his client, Rajasthan Government, to clear his bills totalling Rs 48 lakh pending since 1994.

Supreme Court
Supreme Court

Apex Court Bench comprising of Justice N V Ramana and Justice S Abdul Nazeer came to his aid and directed State Government to pay Rs 48.01 lakh to Advocate Aruneshwar Gupta within four weeks.

SC Bench had appointed Senior Advocate Shekhar Naphade as an Amicus Curiae to assist it and find out the actual outstanding professional fees of Gupta, who used to represent the state government at various courts of law.

Amicus Naphade submitted that,”I, therefore, recommend to this court that Gupta is entitled to receive a total sum of Rs 48.01 lakh only. I am further of the view that no advocate should claim interest on bill amounts, especially in the case of bills relating to the Government. Therefore, I am not inclined to recommend grant of any interest”.

Accepting the report, SC Bench ordered, “We direct the counsel appearing for State of Rajasthan to pay the entire amount, as aforesaid, within a period of four weeks from today to Aruneshwar Gupta, the learned counsel.”

Apex Court Bench proposed that a fee of Rs 2.5 lakh be given as fees to Naphade.

However, he refused to accept the fees and rather suggested that the amount be paid to the Supreme Court Bar Association (SCBA) for Welfare of the Lawyers.

To this Apex Court directed the counsel for the State to pay the said amount to the SCBA for welfare of its members.

Though lawyers, representing private parties, usually charge fees in advance, the advocates, who appear for government departments, raise the bills which are cleared later.

Advocate Aruneshwar Gupta had raised 57 bills for the period he had appeared as an Advocate for Rajasthan but these were not cleared.

Source PTI

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