Mediation Centre

Page Type

Welcome To Mediation & Conciliation Centre, Sangrur

 

Mediation is one of the Alternative Dispute Resolution Methods contemplated under Section 89 of the Code of Civil Procedure as amended by the Parliament.

 

Mediation is a process in which a neutral third party assists the disputing parties to creatively resolve their dispute without going to trial. Mediation presents a unique opportunity for dispute resolution 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.

 

A Mediator does not decide what is fair or right, apportion blame or predict the outcome in court. Rather, a mediator acts as a catalyst to bring the two disputing parties together by defining issues and eliminating obstacles for communication and settlement. Mediation always leaves the decision making power with the parties.

 

 

MEDIATION IS:-

 

  • Voluntary

  • Confidential - only you decide what information maybe shared with the other party or court

  • If necessary, a mediator may meet each disputing party in private sessions. Private sessions offer opportunities to:
    Help the mediator understand the needs of each participant and the obstacles to settlement Explain to the party the strengths and weaknesses of his case Assist parties to priorities their interests in the dispute

  • Explore confidentially with each side the possibilities of various settlement options.

  • The mediator will spend as much time as necessary with the participants (jointly and privately) to explore all options of settlement.

  • If the parties do reach a settlement, the terms will be written, signed and submitted to the court. If not, the case will be returned to the referring judge for adjudication.

  •  

  • HOW LONG IS A MEDIATION?

Many cases are resolved in one or two sessions. Some mediation may require more sessions, especially in complex disputes. Most follow-up sessions are scheduled within one week of the previous sessions.

 

The Mediator does not give adjournments easily. If a counsel or party is not present on more than one occasion, the case will be sent back to court for adjudication. The mediation process can take a maximum of 60 days.

 

The Mediation & Conciliation Centre, Sangrur was inaugurated on 08.11.2008. The Ld. District & Sessions Judge, Sangrur is the ex-officio Chairman of the Mediation & Conciliation Centre, Sangrur. At present, Ms.Amarjot Bhatti, Ld. District & Sessions Judge, Sangrur is the Chairman of the Mediation & Conciliation Centre, Sangrur.

 

BENEFITS OF MEDIATION

 

  1. Disputes can be dealt with promptly.

  2. It provides an opportunity to address the situation before the problem accelerate.

  3. Parties control the outcome of the dispute. It provides a win win situation for both the parties as they play an important role in formulating the terms of the settlement.

  4. Improves relationship between disputing parties.

  5. Creates a forum where disputes and issues can be heard and addressed by the parties with the help of a neutral third party.

  6. It saves money as the disputes are promptly settled or if not settled are referred back to the court immediately.

 

Ms. Asha Condal, Ld. Additional District & Sessions Judge, Sangrur was Nodal Officer of the Mediation & Conciliation Centre, Sangrur. Thereafter Sh. B.K. Mehta, Ld. Additional District & Sessions Judge, Sangrur, Sh. H.S. Grewal Ld. Additional District & Sessions Judge, Sangrur and Sh. Ashok Paul Batra, Ld. Additional District & Sessions Judge, Sangrur were Nodal Officers of the Mediation & Conciliation Centre, Sangrur. Vide letter No. 10658-10676 dated 17.09.2013 written by the Ld. Member Secretary, Punjab Legal Services Authority, Chandigarh that Secretary, District Legal Services Authority, Sangrur has been appointed as Nodal Officer of the Mediation & Conciliation Centre, Sangrur. At present, Ms.Monica Sharma, PCS, Civil Judge (Sr. Division)/CJM -cum- Secretary District Legal Services Authority is the Nodal Officer of Mediation & Conciliation Centre, Sangrur.

Initially there were two Mediators i.e. Ms. Asha Condal, the then Ld. Additional District & Sessions Judge, Sangrur and Sh. K.B. Raheja, the then Ld. Additional Civil Judge (Senior Division) -cum- Chief Judicial Magistrate, Sangrur.

Thereafter Six Advocates received Mediation training and worked as Mediators in Mediation & Conciliation Centre, Sangrur. The Names of Six Advocates-Mediators are Sh. Abhey Jindal, Sh. Gurmel Singh Gill, Sh. Jiwan Kumar Singla, Sh. Munish Bhatia, Ms. Manjit Kaur and Sh. Rimpal Jain. Sh. Munish Bhatia Advocate-Mediator worked for a short time and is no more working as a Mediator. However, there five Advocates-Mediators are working as Mediator namely

 

  1. Sh. Abhey Jindal,

  2. Sh. Gurmel Singh Gill,

  3. Sh. Jiwan Kumar Singla,

  4. Ms. Manjit Kaur

  5. Sh. Rimpal Jain Advocates-Mediators.

 

Ms.Monica Sharma, Civil Judge (Sr. Division)/CJM -cum- Secretary District Legal Services Authority-cum- Nodal Officer of Mediation & Conciliation Centre, Sangrur is also working as a Mediator at the Mediation & Conciliation Centre, Sangrur.