Legal Aid

Page Type

Legal Services Authority 

  •     The Legal Service Authority is creating legal awareness, legal aid and settlement of disputes through amicable setlement before Lok adalath and Mediation are the main aims and functions of the Authority.
  •     Legal awareness programmes are taken up for empowerment of legal knowledge to all the Citizens in general to the weaker sections of the society in particular. various actitivities are taken up to reach the vulnerable sections of the society such as SC/ST, Women & Children, Industrial Labourers etc.,
  •    The Legal service Authority provides legal aid by way of providing services of able effeicient servics of Advocaates, any person, who fuifills the criteria is entittled for the legal aid. The Legal Service Authority is functioning in the name of DLSA at District level and TLSA at Taluka levlel. 

1. District Legal Service Authority [DLSA]

    DLSA, Mandya has been established in the year of 1995 at District court complex and functioning effectively under the guidence of Karnataka Legal Service Authority [KSLSA].

Chairman, DLSA:-

     Smt. H.G. VIJAYA KUMARI. B.Sc., L.L.B.,

      Prl. District & Sessions Judge,

Member Secretary DLSA:-

      Sri. Mansoor Ahmed Zaman. B.Sc., L.L.B.,

      Member Secretary, DLSA.

2. Taluka Legal Services Committee [TLSC].

    TLSC have been established in all the taluka Court complex viz., Maddur, Malavalli, Pandavapura, Srirangapattana, Nagamangala and Krishnarajapete and functioning effectively under the guidence of Karnataka State Legal Service Authority [KSLSA] and District Legal Service Authority [DLSA].

   The Senior Civil Judge shall be the Ex-officio Chairman and Civil Judge working in taluka where the committee is constituted shall be the Member Secretary of respective TLSC.

Panel Advocates:

Click here  to know the list of Panel Advocates ready to provide Leagal aid at Courts of Mandya District.

Remand Advocates:

Click here  to know the list of Remand Advocates appointed in each of the Magistrial Courts and the Courts of Sessions/Special designated Courts of Mandya District.

 

3. Lok Adalath:-

     Lok Adalaths are organized by the District Legal Services Authority and Taluk Legal service Committees of Mandya District. concilation is arranged between the parties to the litigation to come to an amicable settlement before the Lok adalth and such settlement reached before  Lok Adalath becomes a record having equal status as that of a Judgment/Decree of the Court. 

   'Lok Adalath' is being conducted on 2nd Saturday of every month regularly and 'National Lok Adalth' is being conducted on 2nd Saturday Bi-monthly.  Pending cases are being referred to Lok Adalath for settlement from the regular Courts. Pre Litigation cases pertaining to service provider matters are also taken up for settlement in Lok Adalth.

4. Mediation Center:-

   Mediation Center at District Court Complex, Mandya was inaugurated on 15.07.2008 and it is functioning effectively.

  Mediation is one of the Alternative Dispute Resolution Methods contemplated under Section 89 of the Code of Civil Procedure. Mediation is a process in which a neutral third party (Trained Mediator) assists the disputing parties to effectively resolve their disputes without going to trial. Mediation provides a unique opportunity to the parties to voluntarily settle their disputes with the involvement and participation of all the parties and their advocates.

    A neutral third party called "Mediator" uses special negotiation skills and communication techniques to help litigants bridge their differences and find a solution to their dispute. Mediation always leaves the decision making power with the parties.

   A Mediator does not decide what is fair or right or apportion blame. Rather, a mediator acts as a catalyst to bring the two disputing parties together by defining issues and eliminating obstacles for communication and settlement.

5. Legalaid Clinics:-

    Legalaid Clinics have been established in all the District & Taluka Courts of Mandya district and panel advocates have been appointed to all the front offices at District & Taluka Courts of Mandya District, SP Office Mandya, District Prison Mandya and Village care support centers  to provide legal advice and to help the Marginalised people, Under Trial Prisoners, Women & Children, Schedule caste/Schedule Tribe and people having income less than One Lakh per annum.

   Click here for the Sittings, Timings and details of the Pannel advocates appointed to the Legalaid Clinics functioning in Mandya district.

 

For further details contact:

District Legal Services Authority,
2nd Floor, District Court complex,
Mandya-57401
Ph. No and Fax: 08232-229345
Email: dlsa.mandya@gmail.com

 

Importent web-sites:

   www.kslsa.kar.nic.in  

 www.nalsa.gov..in

          

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