Chikkamagaluru

DISTRICT LEGAL SERVICES AUTHORITY

DSLA

DISTRICT LEGAL SERVICES AUTHORITY

With a view to provide free Legal Services to the weaker sections of the society; to ensure that opportunities for securing justice are not denied to any citizen by reason of economic or other disabilities , the District Legal Service Authority was constituted under the Chairmanship of Prl.District and Sessions Judge, Chikmagalur. The Prl. Senior Civil Judge and C.J.M. is the Member Secretary of the D.L.S.A. Taluka Legal Service Authority have been constituted in all the Talukas and the Judicial Officers working in the respective Taluka Head Quarters is the Member Secretary of Taluka Legal Service Authority. The said Authorities hold Lok Adalat Meetings frequently and settle all types of disputes between the parties (both civil and criminal) with the assistance of Conciliators and thus take extra measure to draw schemes for effective and meaningful legal services for settling disputes at the door steps of the litigants by organizing various legal service programmes as approved by the State Authority and convene Meeting / Seminars and workshops connected with Legal Service Programmes. Deserving persons may approach either D.L.S.A or T.L.S.A as the case may be for redressal of their grievances.

Services

  1. Legal Aid
  2. Lok Adalats
  3. Mediation
  4. Legal Awarness/Literacy
  5. Victim Compensation
  6. Social Action Litigation

Next National Lok Adalat Will be held on 12th December, 2020 in District Court and all Taluka Court Complex.

National Lok Adalat on 12th September, 2020 cancelled due to COVID-19.