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DLSA, Begusarai

Youtube Link of Live Streaming of Valedictory Ceremony of Pan India Legal Awareness & Outreach Campaign

Youtube Link of National Legal Services Day Tuesday, 9 November, 2021 at 4.30 PM by NALSA

Youtube Link of Nation-wide Launch of Legal Awareness Programme in Collaboration with National Commission for women at Varanasi on 30th October

Youtube Link for short film on Tele Law

Youtube Link for short clip on "National Lok Adalat"

Youtube link for Live telecast of the virtual commemoration of one year of SAMVAD-NIMHANS.pdf

Invitation for the virtual commemoration of one year of SAMVAD-NIMHANS.pdf

Youtube Channel of BLSA

Regarding “Live streaming on Nalsa’s You Tube Channel relating to launch of Legal Services Mobile App & Vision and Mission statement by Hon’ble the Chief Justice of India and Hon’ble the Executive Chairman, NALSA

 

Minutes and recommendation of high power committee_compressed.pdf

List of selected Panel Lawyers.pdf

List of selected Para Legal Volunteers.pdf

Notice for National Lok Adalat.pdf

Venue for selection of Panel Lawyer Candidates.pdf

List Of Candidate of Panel Lawyer.pdf

Interview Date Of PLVs(1).pdf

List Of Trained Mediators,DLSA,Begusarai.pdf

Schedule of National Lok Adalat for the Year 2021.pdf

 

DLSA, Begusarai

Lok Adalat is a forum where the disputes/cases pending in the court of law or at pre-litigation stage are settled/compromised amicably. The Lok Adalat has been given statutory status under the Legal Services Authorities Act, 1987. Under the said Act, the award made by the Lok Adalats is deemed to be the decree of a civil court and is final and binding on all parties. No appeal lies before any court against its award.

NATURE OF CASES TO BE REFERRED TO LOK ADALAT

1.)   Any case pending before any court 
2.)   Any dispute which has not been brought before any court and is likely to be filed before the court. 
Provided that any matter relating to an offence not compoundable under the law shall not be settled in Lok Adalat.

 

HOW TO GET THE CASE REFERRED TO THE LOK ADALAT FOR SETTLEMENT

A)  Case pending before the court

1.)   If the parties agree to settle the dispute in Lok Adalat or.
2.)   One of the parties makes an application to the court or .
3.)   The court is satisfied that that the matter is an appropriate one for settlement in Lok Adalat.

B)  Any dispute at pre-litigative stage

The State Legal Services Authority or District Legal Services Authority as the case may be on receipt of an application from any one of the parties to any pre-litigation stage matter refer such matter to the Lok Adalat for amicable settlement