District Court Barnala
District Court Barnala
District Court Barnala

Free Legal Aid

DISTRICT LEGAL SERVICE AUTHORITY, BARNALA

FREE LEGAL AID

Name of the Scheme               Free Legal Aid Scheme

Sponsored by                            Both: Central & State Government

Funding Pattern                 National Legal Services Authority,New Delhi                                    as well as State Government finances the                                                       scheme                              

Ministry/Department                Department of Legal and Legislative Affairs

                                                      In compliance of provisions made under Article 39-A of the Constitution of India, the Government of India has enacted an Act namely, the Legal Services Authorities Act 1987 which has come into force on 09.11.1995 in the country and the State of Punjab has framed rules and Regulations namely, the Punjab State Legal Services Authorities Rules, 1996 and the Punjab Legal Services Authority (Transaction of Business and other Provisions) Regulations, 1998 respectively for implementation of various schemes and programmes provided under the Act, 1987

THE DISTRICT LEGAL SERVICES AUTHORITY, BARNALA PROVIDES FREE LEGAL SERVICES TO:

  1. A victim of trafficking in human beings or beggar.

  2. A woman or a child.

  3. A mentally ill or otherwise disabled person.

  4. A victim.

  5. A member of a Scheduled Caste or Scheduled Tribe.

  6. of mass disaster, ethnic violence, caste atrocity, flood,  Drought, earthquake or industrial disaster.

  7. An industrial workman.

  8. Person in custody, including in a protective Home, Juvenile Home, Psychiatric  Hospital or Nursing Home etc.

  9. A person whose annual income from all sources does not exceed Rupees One Lac Fifty Thousand (Rs.1,50, 000/-).

THE LEGAL SERVICES COULD BE PROVIDED IN ANY OF THE FOLLOWING MODES

  1. By supplying certified copies of judgments, order notes or evidence and other documents in legal proceedings.

  2. By preparation of appeal, paper book, including printing, typing and translation of documents in legal proceedings.

  3. By drafting of legal documents.

  4. By givi

  5. By payment of court fee, process fee, expenses of witnesses, preparation of the paper book, lawyers fee and all other charges payable or incurred in connection with any legal proceedings.

  6. ng legal advi

  7. Through representation by a legal practitioner in legal proceedings.

  8. ce on any legal matter.

  9. Through Mediation Centres or Family Counselling Centres.

  10. Through Permanent Lok Adalat.

 

DISTRICT LEGAL SERVICES AUTHORITY, BARNALA IS ENGAGED IN THE FOLLOWING ACTIVITIES.

  • 1.  Providing free legal aid in the nature of counselling and providing free legal services in the conduct of any case or other legal proceedings before Court/ Tribunal/ Authority.

  • 2.  Organising Lok Adalats for settlement of pending cases as well as disputes which have not been brought before the court thereby avoiding costs, delays and ensuring speedy justice overcoming legal technicalities.

  • 3. Settling matrimonial disputes through mediation and conciliation.

  • 4.  Spreading legal awareness amongst litigating public and public at large on various issues of Social and legal importance by holding seminar and awareness Camps.

  • 5.  Rendering free legal aid to the prisoners and under trials.

PROCEDURE FOR TAKING FREE LEGAL SERVICES

 

1)  A person who satisfy all or any of the criteria specified shall be entitled to receive legal services provided that the concerned Authority is satisfied that such person has a prima facie case to prosecute or to defend.

2)  An affidavit made by a person as to his income may be regarded as sufficient for making him eligible to the entitlement of legal services under this Act unless the concerned Authority has reason to disbelieve such affidavit.

3)  The person who wants to take free legal services has to fill up the application form which can be taken free of cost from the Offices concerned situated at Chandigarh, all the District Headquarters and at all the Sub-Divisional Headquarters.

Contact us

  • District & Sessions Judge-Cum-Chairman District Legal Services Authority Barnala. District Barnala, Phone/Fax: - 01679-230014.

  • Chief Judicial Magistrate-Cum- Secretary, District Legal Services Authority, Barnala, District Barnala Phone: - 01679-243522.

  • Punjab State Legal Authority

  • Member Secretary,  Punjab Legal Services Authority, Chandigarh, Telefax: 0172-4652568 TOLL FREE: 1968 Web Site: www.pulsa.gov.in