District Court Pratapgarh
District Court Pratapgarh (जनपद न्यायालय प्रतापगढ़)

Mediation Centre

Allahabad High Court Mediation and Conciliation Centre (AHMCC) (Login)

WHAT IS MEDIATION

Mediation is the process by which the participants together with the assistance of a neutral person or persons, systematically isolate disputed issues in order to develop options, consider alternatives and aim to reach a consensual agreement that will accommodate their needs. It is a confidential, voluntary and participatory process. The parties to the dispute have an opportunity to ventilate their grievances and feelings through the process of mediation and thereafter tailor the solution to their unique circumstances and demands. The Mediator does not impose any solution but creates a favorable environment to enable the parties to resolve their dispute themselves amicably.

MEDIATION IS:-

MEDIATION:-

Procedure of Mediation

  1. A structured negotiation process.
  2. Neutral mediator.
  3. Facilitate communication and negotiation.
  4. Assist the parties in resolving their dispute.
  5. Flexible and informal process.
  6. Allows creative remedies.
  7. Process is economical and confidential.
  • It immediately puts you in control of both the dispute and its resolution.
  • The law mandate it and the courts encourage and endorse it.
  • Through it you can communicate in a real sense with the other side which you may not have done before.
  • The process is confidential, the procedure is simple and the atmosphere is informal.
  • It is voluntary and you can opt out of it at any time if it does not help.
  • It saves precious time and energy.
  • It saves costs on what usually becomes prolonged litigation.
  • It shows you the strengths and weaknesses of your case which helps find realistic solutions.
  • It focuses on long-term interests and helps you create options for settlement.
  • It restores broken relationships and focuses on improving the future, not on dissecting the past.
  • You opt for more by signing a settlement that works to benefit of both you and your opponent.
  • At the end of the mediation you can actually shake hands with your opponents and wish them good health and happiness.

 

  1. The Referral Judges refer the cases, in which there appears to be an element of amicable settlement, to the Mediation Centres by directing the parties to appear in the Mediation Centre on a particular date.
  2. When the case is received in the Mediation Centre, the Nodal Officer of the Mediation Centre appoints a Mediator and the Mediator is informed accordingly.
  3. On the date fixed, the Mediator starts the process of Mediation between the parties. He may adjourn the matter as per convenience of parties to different dates to help parties in making up their mind.
  4. The Mediator cannot hold a case beyond a period of 90 days.
  5. If the case is settled, the Mediator drafts a deed of settlement in the presence of and in consultation with parties/their counsel and obtains their signatures/thumb marks thereupon, otherwise he sends the case back to Referral Court without making any observations about causes of failure of Mediation.

THE PROCESS OF MEDIATION

 

  • Mediation is a dynamic process in which the mediator assists the parties to negotiate a settlement for resolving their dispute. In doing so, the mediator uses the four functional stages of mediation, namely,

    These functional stages are used in an informal and flexible manner so that the mediation process gains momentum, following a specific and predictable course as illustrated below. Each of the above phases reflects an essential pre-requisite in the dynamics of the mediation process which must be accomplished before moving to the next phase.

 

 

COUNSELLING AND CONCILIATION CENTERS

 

Sl. No.

Names

Date of Appointment

Address

Contact No.

1.

Mr. Vasu Dev Yadav

01-08-2012

New Malgodam Road, Sadar, Pratapgarh

9336588975

2.

Mr. Abbas Ali

-do-

Behind Police Line, Azad Nagar, Sadar, Pratapgarh

9450185560

3.

Mr. Bhupendra singh

-do-

Purvi Sahodarpur, Sadar, Pratapgarh

9044133372

4.

Mr. Naveen Kumar Srivastav

-do-

Dahilamau, Sadar, Pratapgarh

8004837923

5.

Mr. Shambhu Singh

-do-

69, Ajeet Nagar, Behind Mishra Petrol Pump, Pratapgarh

9415627186

6.

Mr. Vishva Nath Prasad Tripathi

-do-

52, Bhadri House, Swami Bhawan, Sadar, Pratapgarh

9451824027

7.

Mr.Ayodhya Prasad Yadav

-do-

Meera Bhawan, Sadar, Pratapgarh

9450838425

8.

Mr. Rama Kant Dubey

-do-

Balipur, Sadar, Pratapgarh

8808374661

9.

Mrs. Kiran Bala Singh

-do-

100, Siyaram Colony, Sadar, Pratapgarh

9450090593

10

Km. Minni Shukla

-do-

Shukulpur, Sadar, Pratapgarh

9454311917

 

Mediation Report

 

01-08-2012 to 31-05-2017