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Legal Aid Services

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History and Object
 
Jammu and Kashmir State Legal Service Authorities Act was enacted in the year 1997, whereas the Rules and Regulations there under were framed in the year 1998. Consequent upon coming into force of this Act, the activies of Jammu and Kashmir State Legal Aid and Advice Board were taken over by the State Legal Service Authority. Earlier, free legal aid was being provided to eligible persons in terms of the provisions of the J&K State Legal Aid and Advice Board Rules 1987. In 1997, SLSA Act was passed in order to Constitute Legal Services Authorities to provide free and competent legal services to the weaker section of the society to ensure their opportunity for securing justice are not deprived to any citizen by reason of economic or other disabilities, and to organize Lok Adalats to secure the operation of the Legal system, promote justice on the basis of equal opportunity.
 
Legal Service Authority/ Committees- Their Constitution and Function
 
1. State Legal Service Authority
In terms of S.3 of SLSA Act, State Legal Services Authority has been created, with Hon'ble the Cheif Justice M. M. Kumar as its present Patron-in-Chief. Hon’ble Mr. Justice Mohammad Yaqoob Mir, J&K High Court is presently the Executive Chairman of the Authority, whereas Sh. G. H. Tantray, Secretary Deptt.of Law, Govt of J&K is the ex-offico Member Secretary of the Authority. Besides this, Presidents of Bar Associations Jammu/Srinagar, Advocate General, Secretaries to Home, Finance and Information Departments of Govt of J&K are the ex-offico members of the State Authority. The State Legal Services Authority besides being the Supervisory Authority over the District / Tehsil Legal Services Authorities/ Committees is obliged to lay down policies for making legal service avialable, make allocation of funds to other Authorities/ Committees, organise legal aid camps, encourage settlement of disputes by mediation and conciliation, conduct/organise Lok Adalats and related activities.
 
2. High Court Legal Service Committee
The State Legal Service Authority (SLSA) has constituted the High Court Legal Service Committee (HCLSC) in exercise of its power under S.6 of the Act. Hon’ble Mr. Justice Mohammad Yaqoob Mir  is the Chairman of the committee wheras Sh. Ravinder Nath Wattal Distt. and Sessions Judge is the Secretary of the Committee. Members of the Committee have been nominated and the Secretary to the Committee has been appointed by Hon'ble the Chief Justice. The main function of the HCLSC is to provide legal services to the eligible persons, to conduct lok adalats for cases pending before Hon’ble High Court and to encourage the settlement of disputes by way of negotiation, arbitraton and conciliation. HCLSC is also duty bound to execute all those schemes and to launch all those programmes as are framed by the National Legal Services Authority (NALSA) and State Legal Services Authority (SLSA).
 
3. District Legal Service Authorities
Fourteen District Legal Service Authorities (DLSA) have been constituted in the State of Jammu and Kashmir by the Government under S.7 of the Act. Each District Authority consists of the District Judge concerned as its chairman with Deputy Commissioner, Additional District and Sessions Judge, Senior Superintendent of Police, Cheif Judical Magistrate and Presidents of concerned Bar Associations as its members. Assistant Commissioner(AC) of the concerned District acts as the Member Secretary of the District Authority. District Authority besides organising Lok Adalats within the district, has to perform such functions as are assigned to it by the State Legal Services Authority.
 
4. Tehsil Legal Service Committee
There are 59 Tehsil Legal Service Committees functioning in the state at present that have been created & constituted by State Authority in terms of S.10 of the Act. Each Tehsil Committee comprises the Senior Subordinate Judge of the concernrd Tehsil as its chairman and Sub Divisional Magistrate, Dy Superintent of police, Tehsildar, Block Development Officer, Panchayat officer and President Tehsil Bar Association as its ex-offico members. The Naib Tehsildar of the concerned Tehsil acts as the Member Secretary of the Tehsil Commiittee. Tehsil Legal Services Committee has to coordinate the activities of legal services in the Tehsil, organise lok adalats within the Tehsil and perform such other functiona as the District Legal Service Authority (DLSA) assigns to it.
 
 
Who can be the Beneficiaries of free Legal Services?
 
 
The following categories of persons are entited to free legal service in terms of S.12 of the SLSA Act
(i) A member of a Scheduled Caste or Scheduled Tribe;
(ii) A victim of trafficking in human being or beggar as referred to in article 23 of the Constitution;
(iii) A Woman or Child;
(iv) A mentally ill or otherwise disabled person;
(v) A person under circumstances of undeserved want such as being a victim of a mass disaster, ethnic violence, caste atrocity, flood, drought, earthquake/or industrial disaster; or
(vi) An industrial workman;
(vii) In custody, including cusody in aprotective home within the meaning of clause (g) of secton 2 of the Immoral Traffic (Prevention) Act, 1956 or in a psychiatric hospital or psychiatric nursing home with in the meaning of clause(g) of section 2 of the Mental Health Act, 1987; or
(viii) A person whose yearly income is less than Rs . 25,000/- if the case is before a court other than Supreme Court and less than Rs 50,000/-. if the case is before the Supreme Court;
 
Modes of Providing Legal Services
 
Following are the modes of providing the free legal services :-
 
(i) By payment of court fee, process fee, expenses of witnesses, preparation of the            paper book, lawyers fee and all other charges payable or incurred in connection          with any legal proceeding;
(ii) Through representation by a legal practitioner in legal proceedings;
(iiI) By supplying certified copies of judgement, orders, notes or evidence and other            documents in legal proceedings
(iv) By drafting , Copying, Printing of legal documents;
(v) By giving legal advice on any legal matter;
(vi) Through meditation centres or family counseling Centres;
 
 
Lok Adalats-Mechanism and procedure
 
 
All the authorities and the Committees constituted under the provisions of the SLSA Act are obliged to organise lok adalats in order to provide a forum for the litigating people to settle their cases amicably. Even those disputes that are yet to be instituted in any court can be settled in a lok adalat A case can reach a Lok Adalat for settlement under the following cirumstances:
(i) if the parties to the dispute agree; or
(ii) one of the parties to the dispute makes an application to the Court for referring the Case to the Lok Adalat for settlement and if such court is prima facie satisfied that there are chances of such settlement; or
(iii) If the court is satisfied that the matter as an appropriate one, to be taken cognizance of by the Lok Adalat. Award of the Lok Adalat is deemed to be a decree of a Civil Court and is final as no appeal or revision is provided therefor. Even the Court fee paid is elgible to be refunded. To provide sanctity to this mechanism constitution of the Benches of the Lok Adalats been taken care of by the SLSA Act, and persons of repute, knowledge and integrity have to be the members of the Lok Adalat.
 
 
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