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

 

DISPOSAL OF APPLICATIONS

 

(1) On receipts of any application for legal service Regulation 11, the Secretary shall first examine and determine or cause to be examined and determined the eligibility of the applicant as per the provisions of the Act and the rules.

(2) If the applicant satisfies the eligibility criteria, the Secretary shall proceed to examine the merit of his application and if the applicant has merit in his application, the Secretary shall proceed to decide the mode of legal service.

(3) An application for the grant of legal services in any matter, if it is not found meritorious may be rejected, for the reasons to be recorded in writing, by the Secretary.

(4) In case of refusal for the grant of legal services, the Secretary shall inform the applicant in writing of such refusal.

(5) The applicant whose application for grant of legal services has been rejected may prefer an appeal before the Chairman for a decision.