District Court Complex Samba
District Court Complex Samba

District Legal Services Authority

District Legal Service Authorities
Twenty Two District Legal Service Authorities (DLSA) have been constituted in the State of Jammu and Kashmir by the Government under S.7 of the Act. Each District Authority consists of the District Judge concerned as its chairman with Member Secretary District Authority. Deputy Commissioner, Additional District and Sessions Judge, Senior Superintendent of Police, Cheif Judical Magistrate and Presidents of concerned Bar Associations as its members. District Authority besides organising Lok Adalats within the district, has to perform such functions as are assigned to it by the State Legal Services Authority.
Tehsil Legal Service Committee

There are 68 Tehsil Legal Service Committees functioning in the state at present that have been created & constituted by State Authority in terms of S.10 of the Act. Each Tehsil Committee comprises the Senior Subordinate Judge of the concernrd Tehsil as its chairman and Sub Divisional Magistrate, Dy Superintent of police, Tehsildar, Block Development Officer, Panchayat officer and President Tehsil Bar Association as its ex-offico members. Tehsil Legal Services Committee has to coordinate the activities of legal services in the Tehsil, organise lok adalats within the Tehsil and perform such other functiona as the District Legal Service Authority (DLSA) assigns to it.

Who can be the Beneficiaries of free Legal Services?

The following categories of persons are entited to free legal service in terms of S.12 of the SLSA Act
(i) A member of a Scheduled Caste or Scheduled Tribe;
(ii) A victim of trafficking in human being or beggar as referred to in article 23 of the Constitution;
(iii) A Woman or Child;
(iv) A mentally ill or otherwise disabled person;
(v) A person under circumstances of undeserved want such as being a victim of a mass disaster, ethnic violence, caste atrocity, flood, drought, earthquake/or industrial disaster; or
(vi) An industrial workman;
(vii) In custody, including cusody in aprotective home within the meaning of clause (g) of secton 2 of the Immoral Traffic (Prevention) Act, 1956 or in a psychiatric hospital or psychiatric nursing home with in the meaning of clause(g) of section 2 of the Mental Health Act, 1987; or
(viii) A person whose yearly income is less than Rs . 25,000/- if the case is before a court other than Supreme Court and less than Rs 50,000/-. if the case is before the Supreme Court;