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

 

MODE OF LEGAL SERVICES

 

Legal Services to be provided by the Committee may include any one or more of the following:-

(a) Payment of Court-fees, process and all other charges payable or incurred in connection with any legal proceedings;

(b) Charges for drafting, preparing and filing of any legal proceedings and representation by legal practitioner in legal proceedings;

(c) Cost of obtaining and supply of certified copies of judgments, orders and other documents in legal proceedings;

(d) Cost of preparation of paper book (including paper, printing and translation of documents) in legal proceedings and expenses incidental thereto.

The committee has a panel of competent advocates on record.