District Legal Services Authority

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       The State of Uttarakhand has constituted the District Legal Services Authorities in all the 13 districts under Section 9 of the Legal Services Authorities Act, 1987, to provide free legal aid, organize Lok Adalats, Legal literacy camps and to secure that opportunities for securing justice and fundamental rights are not denied to any citizens by reasons of poor economic conditions and other disabilities or performs any other functions conferred on, or assigned to the District Authority under the Act. The District Authority is under the direct supervision of the District Judge who acts as the ex-officio Chairman and is appointed by virtue of post. The State Authority in consultation with the Chairman of the District Authority appoints a person belonging to the cadre of Civil Judge (Senior Division) or in his absence Chief Judicial Magistrate, as the case may be, as Secretary of the District Legal Services Authority.

Chairman, District Legal Services Authority (Pithoragarh)

Shri Sikand Kumar Tyagi

District & Sessions Judge, Pithoragarh

 

Secretary, District Legal Services Authority (Pithoragarh)

Smt. Pratibha Tiwari

Chief Judicial Magistrate, Pithoragarh

  • Ex-Officio Members DLSA
  • 1. District Magistrate.
  • 2. Superintendent of Police.
  • 3. Chief Judicial Magistrate.
  • 4. District Government Counsel (DGC Civil).
  • 5. District Government Counsel (DGC Criminal).
  • 6. District Government Counsel (DGC Revenue).
  • 7. President, District Bar Association.

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