Legal Aid Services/Mediation Centre

Page Type

DISTRICT LEGAL & SERVICE AUTHORITY

       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.

Office Telephone & Fax No- 01364-233796

Official Email Address- dlsa.rud.ua@gmail.com

Office Address-

District Legal & Service Authority,

District Court Complex,

Rudraprayag (Uttarakhand-246171)

District Legal Services Authority in District Rudraprayag

Chairman

Shri. Ashish Naithani

District Judge

Secretary

Shri. Sudhir Tomar

Chief Judicial Magistrate

Secretary Mobile No:  9412079480

 

Regular/Outsoursing Empolyees, DLSA, Rudraprayag.

S.No.

Name of the Employees/Manpowers

Designation

Contact Number

1

Sri. Bhupesh Joshi

Clerk

9917967620

2

Smt. Beena Butola

(On Contract Basis through UPNL)

Steno

--

3

Sri. Uday Singh Mingwal

(On Contract Basis through UPNL)

Anusevak

7500355235

 

Ex-Officio Members DLSA in District Rudraprayag

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.

 

ENTITLEMENT TO LEGAL SERVICES

CRITERIA FOR GIVING LEGAL SERVICES:- 

Every person who has to file or defend a case shall be entitled to free legal services from State Legal Services Authority, High Court Legal Services Committee, District Legal Services Authority or Tehsil Legal Services Committee as the case may be, under the Section-12 of the Legal Services Authorities Act, 1987 & Section-16 of the Uttaranchal State Legal Services Authority Rules, 2006., if that person is-

a. A member of Scheduled Caste or Scheduled Tribe;

b. A victim of trafficking in human beings or beggar as referred to in Article 23 of the Constitution;

c. A woman or a child;

d. A mentally ill or otherwise disable person;

e. A person under circumstances of underserved want such as being a victim of a mass disaster, ethnic violence, caste atrocity, flood, drought, earthquake or industrial disaster;

f. An industrial workman;

g. In custody, including custody in a protective home within the meaning of clause (g) of section 2 of the Immoral Traffic (Prevention) Act, 1956, or in a juvenile home within the meaning of clause (i) of section 2 of the Juvenile Justice Act, 1986 in psychiatric hospital of psychiatric nursing home within the meaning of clause (g) of section 2 of the Mental Health Act, 1987;

h. In receipt of annual income from all sources less than rupees 1,00,000/- or such other higher amount as may be prescribed by the State Government, if the case is before a court other than the Supreme Court; or

i. Ex-service man;

 

TEHSIL LEGAL SERVICES COMMITTEE

Under Section 11A of the Legal Services Authorities Act, 1987, the Tehsil Legal Services Committee have been constituted in the State consisting of such number of other members nominated by the Govt. in consultation with the Chief Justice of the High Court to provide free legal aid, organize Lok Adalats, Legal literacy camps at the Tehsil level and performs such other functions as the District Authority assignes to it under the Act. The Tehsil Committee works under the direct supervision and directions of the Chairman of the Committee and District Authority. A Junior most Judicial Officer posted in the Tehsil acts as Secretary of the Committee. In case no such Judicial Officer is posted or only one Judicial Officer is posted, Tehsildar of the concerned Tehsil works as Secretary of the Committee in addition to his own duties.

 

Legal Counsellor (Legal Aid) in District Rudraprayag

Sl.No

Legal Counsellor

Mobile Number

Email Address

1

Shri.  Gajpal Singh Rawat (Advocate)

9412029486 9927853631

mayadeep_chopta@rediffmail.com

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MEDIATION CENTRE

Concept:

Since long, mediation as a mode of dispute resolution is in practice in our country. Section 89 of the Code of Civil Procedure as amended in the year 2002 has opened the scope for alternative dispute resolution i.e. arbitration, conciliation, mediation and pre-trial settlement methodologies. Mediation is one of the effective and now well known alternative dispute resolution methods, which helps the litigants to resolve their disputes voluntarily and amicably with the assistance of a third party known as ‘Mediator’. The mediator by his skills assists the parties to settle their disputes. Through mediation proceeding parties arrive at an equitable solution and are always in win-win position. Mediation proceeding are informal process in which the mediator, as a third party without the power to decide or usually without enforcing a solution, helps the parties resolve a dispute or plan a transaction. This proceeding is usually voluntary, confidential, transparent and time and cost effective also. By this technique of dispute resolution, parties resolve their disputes without any agony and they also save their valuable time and expenses of litigation as well.

 

SUITABLE CASES FOR MEDIATION:

Almost civil cases of different nature where parties agree for mediation proceedings are generally fit to be referred to the mediation. But certain cases are particularly appropriate for referral to mediation and they are cases pertaining to recovery of money, rent, partition, matrimonial, labour, specific performance, damages, injunction, declaration, dispute between land-lord and tenant, cheque bounce cases, motor accident claim etc. Suitable criminal cases include offences covered under Section 320 Cr.P.C.

 

REFERENCES OF CASES FOR MEDIATION

One of the fundamental principles of mediation is that parties be properly informed of their right and they be prepared for negotiations to reach agreements, which satisfy their need. In mediation, the key to success depends on Judges referring appropriate cases for mediation. The referral Judge has to ascertain whether there exists elements of settlement, then only a case has to be referred for mediation.

 

STAGE FOR REFERENCE TO MEDIATION:

Whenever it appears to the Court that there exists elements of settlement, the Judge may refer the case to mediation and also whenever both the parties desire for it, they may seek reference to mediation.

 

Trained Advocate mediator in District Rudraprayag

Sl.No

Name of the person who have undergone 40 hrs. training in mediation conducted by MCPC

Mobile Number

Email Address

1

Shri.  Gajpal Singh Rawat (Advocate)

9412029486 9927853631

mayadeep_chopta@rediffmail.com

 

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