Majuli District Judiciary

District Legal Services Authority

 

District Legal Services Authority, Majuli was constituted in 2018 to implement Legal Services Programme in the District and was constituted to give effect to the policies and objectives of National Legal Services Authority (NALSA).

Smti. Leena Doley was the first Secretary of this institution.

Following are the key objectives of D.L.S.A., Majuli:-

  1. Providing free and competent legal services to the weaker sections of the society.
  2. Spreading legal literacy and awareness.
  3. Reach out and respond programme, bridging the gap between legally available benefits and the entitled beneficiaries.
  4. Resolution of disputes by way of Lok Adalats and other Alternate Dispute Resolution mechanism.

Section 12 of Legal Services Authorities Act 1987, provides criteria for giving free legal services and it covers the following eight (8) categories of beneficiaries:-

  1. A member of scheduled caste and schedule tribe.
  2. A victim of human trafficking for begging as referred to in Article 23 of the Constitution.
  3. A woman or a child.
  4. A person with disability as defined in Clause (i) of Section 2 of the Person with Disabilities (Equal Opportunities, Protection of Rights and Full Participation) Act, 1995.
  5. A person under circumstances of underserved want, such as being a victim of a mass disaster, ethnic violence, caste atrocity, flood, drought, earthquake or industrial disaster.
  6. An industrial woman.
  7. In custody including custody in protective home within the meaning of Clause(g) of Section 2 of the Juvenile Justice Act, 1986 or in a psychiatric hospital or psychiatric nursing home within the meaning of Clause(g) of Section 2 of the Mental Health Act, 198
  8. In receipt of annual income less than Rupees Three Lakhs (for the State of Assam) or such other higher amount as may be prescribed by the State Govt, if the case is before a court other than the Supreme Court and less than Rupees Three Lakhs or such other amount as may be prescribed by the Central Govt, if the case is before the High Court.

The present Chairman and Secretary of D.L.S.A., Majuli are  Shri N. Senabya Deori, Hon’ble District & Sessions Judge, Majuli and Ld. Magistrate Smti. Saraswati Johori Padun respectively.

Staff of DLSA, Majuli

Name Designation Phone and E-mail Photo

Sri Mrigankar Saikia

Front Office Co-ordinator

7002717143

dlsamajuli[at]gmail[dot]com