Kalaburagi

DLSA / TLSA

                                               

AIMS AND OBJECTS

           The Legal Services Act 1987 is basically aimed to provide free and competent legal services to the weaker sections 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 a basis of equal opportunity. Creating legal awareness, legal aid and settlement of disputes through amicable settlement are the main functions of the Authority. Legal awareness programmes are taken up for empowerment of legal knowledge to all the citizens in general and to the weaker sections of the society in particular. Various activities are taken up to reach the vulnerable sections of the society such as SC/ST, Women, Child, Factory labourers, Mentally disordered persons, whose annual income is less than 1,00,000 rupees, such persons are eligible for legal aid. The authority provides legal aid by way of providing services to able efficient services of lawyers. Any persons who fulfills the criteria, is entitled for the legal aid. The lok adalats are organised by the Authorities at Dist. & Taluka committees which helps the disputed parties who come for settlement through conciliation and such settlement reached before a lok adalat becomes a record having equal status top that of a judgement of the court. Simply by submitting a letter in writing public may get the legal advise and assistance by the services at Dist & Taluka legal services committees offices, that person will get the assistance and advise, and there is no charges for the same., there is no necessity to produce caste and income certificate but only you have to file an affidavit to this effect.

The District legal services Authority,

1) Chairman : Sri. K.Subramanya, Prl.Dist.& Sessions Judge, Kalaburagi.

2) Member Secretary. Sri. Sushant Chowgale, Member Secretary, District Legal Services Authority, Kalaburagi.

Lok Adalat: Usually two lok adalats are held in a month. Megha lok adalats are also conducting every alternate days from 2-8-2010. Mediation Centre at District. District Legal Services Authority is also making all efforts to provide the Legal Assistance to the Under Trial Prisoner in a effective manner. The District Legal Services Authority is also conducting mediations of the cases in the mediation Centre, further it is also conducting Legal Awareness Prorammes about all the Schemes of NALSA and Schmes of State with an object to achieve the Legal Assistance for all sector of the Society. Further, it has also established free legal aid clinic in Central Prison, CDPO Urban, CDPO Rural, Juvenile Justice Board, Front Office, and Taluka Offices. The District Legal Services Authority is also providing legal assistance to children who are conflict with law to assist them for disposal of cases at the earliest. For all the magistrate courts authority has appointed remand advocates to represent the accused persons who are unable to get Legal Assistance by paying fee. Further the Lok Adalat being conducted and making efforts to dispose of maximum No. of cases. Further the District Legal Services Authority with the Assistance of Labour Department enrolling the unorganized Labour Sector and providing them identification cards to get the benefits from the Labour Department.

 

LEGAL AID CLINIC

        Advocates are working in Legal Aid Clinic from 10-00 to 2-00 P.M. and 2-00 to 5-00 P.M. District Legal Services Authority has established free legal aid clinic in front office, Tahasildar office, Central Prison, Juvenile Justice Board, CDPO Urban, CDPO Rural and all the advocates are working in the Legal Aid clinic to provide Free Legal Aid to the people.

 

PARA LEGAL VOLUNTARIES

       20 Para Legal Voluntaries are in district and 53 Para Legal Voluntaries are in Taluka Para Legal Voluntaries are including Lawers, Law Students, Retired Government Servants, Anganwadi Workers, Primiary School Teachers,Students of Degree/PUC College Car Driver, NGOs and Lecturers.

Panel Advocates dealing with Remand matters (DLSA Kalaburgi)

 

01

Smt.Sharadabai

02

Sri. Siddanna.S.Markal

03

Smt Shantal.C.P

04

Sri Laxmikanth.Wage

05

Smt Jagadevi.S

06

Sri.Nagarajacharya.P.Kembavi

07

Sri.Shivakumar.v.Yadav

 

JAIL CLINICS PANEL Advocates (DLSA Kalaburgi)

 

Sl.No

Names

Designations

01

Sri S.V. Jabshetty

 

Panel Adv. dealing with Prisoners Matters

02

Sri Amresh.udachan

Panel Adv. dealing with Prisoners Matters

03

Smt Shridevi.Naroni

Panel Adv. dealing with Prisoners Matters

 

Taluk Legal Service Committee CHITAPUR

 

Sl.No

Names

Designations

01

Sri Md.Mainuddin

Chairman

02

Sri Subhaschandra Rathod

Member Secretary

03

Sri .S.P.Satnoorkar

Panel Adv. dealing with Remand Matters

Taluk Legal Service Committee ALAND

 

Sl.No

Names

Designations

01

Sri Mallari C. Nadagouda

Chairman

02

Sri Guruprasad. C

Member Secretary

03

Sri .B.G. Balagi

Panel Adv. dealing with Remand Matters

04

Sri. Devanand.H

Panel Adv. dealing with Remand Matters

Taluk Legal Service Committee AFZALPUR

 

Sl.No

Names

Designations

01

Sri Ramesh.D

Chairman

02

Sri Ashok.t

Member Secretary

03

Sri .P.R. Pujari

Panel Adv. dealing with Remand Matters

Taluk Legal Service Committee SEDAM

Sl.No

Names

Designations

01

Sri VijayKuamr S. Jatla

Chairman

02

Sri Mahadev. Kanatti

Member Secretary

03

Sri Sadashiva.N. Balagar

Panel Adv. dealing with Remand Matters

04

Sri Dattraya. Adaki

Panel Advocate. dealing With Prisnors Matters

Taluk Legal Service Committee JEWARGI

 

Sl.No

Names

Designations

01

Sri Kumar.G

Chairman

02

Sri Shivaraj(Transferred)

Member Secretary

03

Sri .Appasaheb. Kolkur

Panel Adv. dealing with Remand Matters

Taluk Legal Service Committee CHINCHOLI

 

Sl.No

Names

Designations

01

Sri I/C Chittapur

Chairman

02

Smt. Shilpa

Member Secretary

03

Sri .Shrimanth. Kattimani

Panel Adv. dealing with Remand Matters

 

Legal Services Mobile Application

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