CHHATTISGARH HIGH COURT LEGAL SERVICES COMMITTEE, BILASPUR
 
About the Committee
Chairman of the Committee
Retainer Lawers Monitoring Committee & Lawyers
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
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Important Links
Supreme Court Legal Services Committee
Supreme Court of India
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NALSA

 

APPLICATION FOR LEGAL SERVICES

Legal services application form, declaration form and affidavit the committee provides free of cost for providing legal aid.

(1) Any person desiring legal service for bringing or defending any action in the High Court may make an application in writing together with or without an affidavit in Form I to the Secretary. If the applicant is illiterate or is not in a position to sign, the Secretary or an officer of the committee may record his verbal submissions and obtain his thumb impression on the record and such record will be treated as his application.

(2) The Committee shall maintain a register of applications wherein all applications for legal service shall be entered and registered datewise and the action taken on such applications shall be noted against the entry relating to such applications.

 

Application may be submited for seeking legal aid at below mentioned places :

 

(1) In the Office of Member Secretary, Chhattisgarh State Legal Services Authority, Bilaspur (C.G.)

(2) In the Office of Secretary, Chhattisgarh High Court Legal Services Committee, Bilaspur (C.G.)

(3) In the Office of District Judge/Chairman, District Legal Services Authority, District Court premises and to the Senior Judge/Chairman, Taluk Legal Services Committee.