Bagalkot

Legal Aid

In Bagalkot District, District Legal Services Authority is deemed to have been commenced in the Court premises from 17-01-2001.

The Hon'ble District & Sessions Judge holds the office of Chairman and Principal Sr. Civil Judge holds the Office of Member Secretary of the District Legal Service Authority. Taluka Legal Service Committees at each Taluka of the District are formed along with a Legal Services Committee at Banhatti.

The Aims of Legal Services Institution:
i) Extending free legal aid to the needy.
ii) To settle the cases through Lokadalath on mutual
Consent of the otherwise contesting parties.
Iii) To spread Legal Literacy in the Society

The free services of legal aid are available to the people of following categories through the District Legal Services Authority and Taluka Legal Services Committees.

1) Schedule Caste and Schedule Tribe
2) Women and Children
3) Factory Labours
4) People affected by famine, flood, earthquake, agitation and destruction of industry
5) People affected by atrocities of caste.
6) Mentally retarded people.
7) People residing in protection homes, Psychiatric wards.
8) Prostitutes and Bonded labours
9) People whose income is less than 1.25 lakh per annum.
10) Under trial prisoners.
11) Children covered under juvenile justice board

In addition to Lokadalth there are various other procedures under ADR (Alternate Dispute Redress) System in every legal services institution for amicable settlement of cases. They are pre-litigation settlement, mediation, conciliation and plea -bargaining.

There is a legal aid clinic setup in every court premises, which gives legal advises through learned advocates to one and all without any reservation on all working days of the court. This office works two days in a week i.e. on Friday and Saturday, from the Tahashildar's office of the respective Taluka.

There are para legal volunteers from different walks of life trained to guide the people especially from the rural areas in legal matters. The district head quarters has 100 such volunteers and all Taluka committees have 50 volunteers each.

As on 24-06-2013 there are 87 trained Mediators in Bagalkot District. Mediation has been conceived as a project for giving effect to section 89 of the Code of Civil Procedure, which provides for mediation as an Alternative Dispute Resolution mechanism. It was implemented with the support of the Advocates' Bar Associations of Bagalkot District. It facilitates Court-annexed mediation by trained advocates as mediators.

In the recent past, innovative steps have been taken to effectively realize goals and objectives of the legal services authority through conducting yearlong Bruhat Lok-Adalats, regularly holding legal literacy camps, workshops addressing people from varied cross section of society mainly the rural society, training of legal volunteers from different departments and spreading the legal literacy to masses, conducting special legal literacy programs in villages through "Legal Chariot"( PÁ£Ã€Ã†£Ã€Ã„ gÀxÀ).The District Legal services Authority Bagalkot made all arrangements to open Legal aid clinics on permanent basis at Court Complex Bagalkot.

By all these planned measures, the objectives of the Legal Service Authority are being realized effectively.