CHHATTISGARH HIGH COURT LEGAL SERVICES COMMITTEE, BILASPUR
 
About the Committee
Chairman of the Committee
High Court Legal Service Committee & Lawyers
Criteria for availing legal aid services
Steps to obtain legal aid
Submission of application for legal aid
Disposal of application
Programmes, Schemes and Services
Mode of Legal Services
Legal aid services not provided in certain cases
RTI
Progress Report
Contact Address
Important Links
Supreme Court Legal Services Committee
Supreme Court of India
High Court of Chhattisgarh
Indian Courts Portal
NALSA
CGSLSA

 

CRITERIA FOR GIVING LEGAL SERVICES

 

Every person who has to file or defend a case shall be entitled to legal services if that person, is-

(a) a member of a 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 women or a child;

[(d) a mentally ill or otherwise disabled person.

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

(f) an industrial workman; or

(g) in custody, including custody in a protective home or in a juvenile home or in a psychiatric hospital or psychiatric nursing home

(h) Any citizen of India whose annual income from all sources does not exceed Rs.1,00,000/- (One Lakh ) shall be entitled to get legal services.