Alappuzha

Guidelines

GUIDELINES

       All plaints written statements, applications, affidavits, memoranda of appeal, compaliants and other proceedings preferred to the court shall be written in blue black ink or type written, or printed, fairly and legibly on stamped paper or in substantial white fool scap folio paper, with an outer margin of about 4 cm and an inner margin of about 1.5 cm, and separate sheets shall be stitched together book wise, Numbers shall be expressed in figures. All the above mentioned proceedings shall be presented to or filed in court by delivery of the same personally by the party, his pleader or pleader's registered clerk before the Chief Ministerial Officer of the court or any officer specially authorisred in that behalf, at any time before 3 pm during office hours.

LEGAL AID

       The Legal Service Authorities Act 1987 (as amended by Amendment Act 1994 (No. 59/1994) is an act to constitute legal Services Authorities to provide free and competent legal services to the weaker section of the society to ensure that opportunities for securing justice are not denied to any citizen by reason of economic or other disabilities and to organise Lok adalats to secure that the operation of the legal system promotes justice on the basis of equal opportunity.