inner banner
District Court Of India

PERMANENT LOK ADALAT, THE NILGIRIS

PERMANENT LOK ADALATS FOR PUBLIC UTILITY SERVICES:-

Permanent Lok Adalat for Public Utility Services is another feature of Legal Services Authorities Act, 1987. It is a process of pre-litigation, conciliation and settlement. In case of non-settlement, the matter can be disposed of on merits by receiving evidence. Under the provisions of Chapter VI-A of Legal Services Authorities Act, 1987, the Tamil Nadu State Legal Services Authority established Permanent Lok Adalats for Public Utility Services in 32 Districts. Permanent Lok Adalat shall consist of a Chairman and two other members having adequate experience in the Public Utility Services, as notified by the State Government on the recommendations of the Tamil Nadu State Legal Services Authority

FOLLOWING ARE THE NOTIFIED PUBLIC UTILITY SERVICES:

i) Transport Service for the carriage of passengers or goods by air, road or water; or
ii) postal, telegraph or telephone service; or
iii) supply of power, light or water to the public by any establishment; or
iv) system of public conservancy or sanitation; or
v) service in hospital or dispensary; or
vi) insurance service.

vii) Education or Educational Institutions
viii) Housing and Real Estate Services. (Notification No.SO495(e), dated 16.02.2016 of Minstry of Law and Justice, Department of Justice.)

Any party to a dispute may before the Dispute is brought before any Court, make an application to the Permanent Lok Adalat for settlement of dispute. However, the limit of value of the property in dispute for the purpose of determining jurisdiction for Permanent Lok Adalat for Public Utility Services is Rs.1 crore with effect from 20.03.2015 (Notification No.SO803(e) of Ministry of Law & Justice, Department of Justice, Government of India).PLA Shall not have the jurisdiction in respect of any matter relating to an offence not compoundable under any law.

After an application is made to the Permanent Lok Adalat for Public Utility Services, no party to that application shall invoke jurisdiction of any Court in the same dispute. No fee is required to be paid for settlement of cases before Permanent Lok Adalat. The Permanent Lok Adalat can pass award either on merits or in terms of the Settlement Agreement. The Award of the Permanent Lok Adalat shall be final and binding on all the parties thereto.and executiable befor the Civil Court. Every Award of the Permanent Lok Adalat shall be deemed to be a decree of a Civil Court

OFFICE ADDRESS-

Office of the District Legal Services Authority,

District Court Complex,

State Bank Road Udhagamandalam

The Nilgiris-643001

Office Telephone 0423 2966296

Official Email Address- planilgiris@gmail.com

PERMANENT LOK ADALT UDHGAMANDFALAM.pdf