Mahatma Gandhi
Mahatma Gandhi
Civil and Sessions Courts, Bhadrak
Civil and Sessions Courts, Bhadrak
Civil and Sessions Courts, Bhadrak

Bhadrak

The Indian Legal System is one of the oldest legal systems in the entire history of the world. It has altered as well as developed over the past few centuries to absorb inferences from the legal systems across the world.

The Constitution of India is the fountain head of the Indian Legal System. The Constitution of India was adopted and enacted, to secure to all citizens of this country, through Preamble, which is basic structure of the Constitution, JUSTICE – Social, and Political. The District is duty bound to establish social order in which legal system of the country provides justice to all the citizens. Access to justice has to be ensured to all the citizens irrespective of social, economic and political barriers. The golden goal set out in the Preamble of the Constitution is to be achieved through sustained and productive efforts.