District And Sessions Court Ashoknagar (M.P)
District And Sessions Court Ashoknagar (M.P)

District Legal Services Authority

          

          Article 39A of the Constitution of India provides that State shall secure that the operation of the legal system promotes justice on a basis of equal opportunity, and shall in particular, provide free legal aid, by suitable legislation or schemes or in any other way, to ensure that opportunities for securing justice are not denied to any citizen by reason of economic or other disability. Articles 14 and 22(1) also make it obligatory for the State to ensure equality before law and a legal system which promotes justice on a basis of equal opportunity to all. Legal aid strives to ensure that constitutional pledge is fulfilled in its letter and spirit and equal justice is made available to the poor, downtrodden and weaker sections of the society.

               Legal Services Authority Act, 1987 ( 39 of 1987 ), was enacted to give a statutory base to legal aid programmes throughout the country on a uniform pattern. This Act was finally enforced on 9th of November, 1995 after certain amendments were introduced therein by the Amendment Act of 1994. The National Legal Services Authority was constituted  under section 3 of the Act, on 5th December, 1995. M.P. State Legal Services Authority was constituted under section 6 of the Act.

                      District Legal Services Authority, Ashoknagar is constituted under section 9 of the Legal Services Authority Act, 1987 ( 39 of 1987 ).

                                     .                                                                    Constitution

S.No.

Members

Capacity

1.

Principal District and Sessions Judge, Ashoknagar

Chairman

2.

District Magistrate, Ashoknagar

Member

3.

Superintendent of Police

Member

4.

Chief Judicial Magistrate, Ashoknagar

Member

5.

District Government Pleader

Member

6.

President, District Bar Association

Member

7.

Dedicated Social Worker

( To be nominated by State Govt.)

Member

8.

Person well versed in the field of law

( To be nominated by State Govt.)

Member

  **Contact Information** 

SN

Name of Concern

Email ID

Contact

1

Dr. Lakhan Lal Goswami,Secreatry DLSA

secdlsaasn[at]mp[dot]gov[dot]in

07543-292233

2.

Sh. Sahabuddin Hashmi,Chairman, Tehsil Vidhik Sewa Samiti, Chanderi

ecourts[dot]chanderi6706[at]indiancourts[dot]nic[dot]in

07547-299073

3.

Sh. Abdhesh Kumar Shrivastava,Chairman, Tehsil Vidhik Sewa Samiti, Mungaoli

ecourts[dot]mungaoli6705[at]indiancourts[dot]nic[dot]in

07548-299011

4

Sh.Brajesh Patel,

District Legal Aid Officer

dlsaaskn[at]gmail[dot]com

8770748554

5

Sh. Amit Jain,Assistant Grade-3

-

7987850234

6.

Sh. Sanjay Kumar,

Assistant Grade-3

-

9826281493

7.

Sh. Rahul Kalawat,

Front Office Cordinator

secdlsaasn[at]mp[dot]gov[dot]in, dlsaaskn[at]gmail[dot]com

8959496830

**Important Links**

S.No.

Document

Link

1.

The National Legal Service Authority Rules,1995

https://district.mphc.gov.in/PDF/web_pdf/District/CI/NALSA%20Rules%20.pdf

2.

The Legal Service Authority Act,1987

https://district.mphc.gov.in/PDF/web_pdf/District/CI/The_Legal_Services_...

3.

Action Plan April-2022 to March-2023

https://district.mphc.gov.in/PDF/web_pdf/District/CI/Action%20Plan%20%20...

4.

Schemes of NALSA (Hindi)

https://districts.ecourts.gov.in/sites/default/files/NALSA%20YOJNA_0.pdf

5.

Lokupyogi Lok Adalat

https://districts.ecourts.gov.in/sites/default/files/Lokouyogi%20Lok%20A...

6.

List of Para Legal Volunteer

https://districts.ecourts.gov.in/sites/default/files/PLV_12.pdf

7.

List of Panel Lawyer's

-

8.

News Letters

http://www.mpslsa.gov.in/?q=node/39

1.

National Legal Service Authority (NALSA)

https://nalsa.gov.in/

2.

State legal Service Authority (SALSA)

http://www.mpslsa.gov.in/

3.

High Court of Madhya Pradesh

https://mphc.gov.in/