HIGH COURT OF CHHATTISGARH

MIDDLE INCOME GROUP LEGAL AID SOCIETY

छत्तीसगढ़ उच्च न्यायालय मध्यम आय वर्ग

विधिक सहायता समिति


MEMORANDUM OF SOCIETY FOR REGISTRATION FOR SOCIETIES

1. The name of the society shall be “The Chhattisgarh High Court (Middle Income Group) Legal Aid Society.

2. The Head Office of the Society will be situated at Bilaspur C.G and its addresses will be Office of C.G. High Court Legal Service Committee Bilaspur (C.G.) 495220

3. The objects of the society shall be as under:-

(a) The Constitution of India mandates that all persons shall have equality of opportunity in the context of access to justice. It is in this regard that the Legal Services Authorities Act, 1987 was enacted with a view to provide legal aid to the poorer sections of the society. However, given the prohibitive costs of litigation, especially at the appellate level, most citizens are unable to afford effective legal assistance. A large section of this group of people are those who belong to the middle income group. The society has been constituted to provide access to effective legal assistance to persons in these strata of the society.

(b) Article 39A of the Constitution provides that the State shall endeavor to ensure that opportunities for securing justice are not denied to any citizen by reason of economic or any other disabilities. Consequently, there exist many institutions, both statutory and otherwise, that provide legal aid to citizens of different strata, in order to enable them to defend their rights before a Court of Law. However, most of these organizations cater to the poorest sections of society, while a substantial percentage of the citizens who constitute and form the middle income group i.e. with incomes under Rs. 5,00,000/-(Five Lakh) per annum, are unable to afford legal assistance. Given the substantial cost of litigation in general and before the High Court in particular, it was decided to provide a mechanism whereby members belonging to this segment of the middle class, would be provided legal assistance at nominal fees and expenses.

(c) The society has been constituted in order to provide legal aid to persons in the above mentioned category, who were seeking enforcement of their rights before the High Court.

This society is funded by monies received as costs awarded by the Hon’ble C.G. High Court in various cases and from the nominal fees received from applicants desirous of seeking legal aid under the society or any lawful donations received from those individuals or corporate who are not litigants before High Court.

(d) The society is envisaged as a charitable, non-profit making society, whose essential objective would be to provide legal assistance to litigants belonging to the above mentioned strata in the Hon’ble High Court. This would include the costs of litigation, as also providing any ancillary services that may be required by litigants in the High Court. It has now been decided to register the society as a society under the Chhattisgarh Societies Registrikaran Adhiniyam, 1973, in order to ensure that the aims and objectives of the Society are implemented in the most efficient manner.

(e) The Society may undertake such other work as may be decided by the Society for the purpose of providing legal aid to the litigants in the High Court and legal awareness programmes by holding workshops, seminars and publications etc. All the income earnings, moveable, immoveable properties of the society shall be solely utilized and applied towards the promotion of its aims and objects only set forth in the Memorandum of Association and no profit on thereof shall be paid or transferred directly or indirectly by way of dividends, bonus, profit or in any manner whatsoever to the present or past members of the Society or to any persons claiming through any or more of the present or past members. No member of Society shall have any personal claim on any moveable or immoveable properties of the Society or make any profit, whatsoever by virtue of its membership.

4. GOVERNING BODY: The Management of the affairs of the Society is entrusted by the Regulations of the society to the Governing body/Executive Committee. The names, addresses and occupation of the members of the members of the founding Governing Body/Executive Committee are specified below :-

Sr.No Name Address Occupation Designaation in Society
1 Hon’ble Mr. Justice Thottathil Bhaskaran Nair Radhakrishnan, Chief Justice, High Court of Chhattisgarh Office of High Court of Chhattisgarh Bilaspur the Chief Justice of High Court Chhattisgarh Patron-in-Chief
2 Hon’ble Mr. Justice Goutam Bhaduri, Judge, High Court of Chhatitisgarh Office of High Court of Chhattisgarh, Bilaspur Judge, High Court of Chhattisgarh President
3 Shri J. K. Gilda Office of Advocate General , High Court of Chhattisgarh Bilaspur Advocate General Ex-officio Vice President
4 Shri Shashank Thakur Advocate H.No-2, Vaishali Nagar-II Behind Maosaji Sweets, Shrikant Verma Marg Bilaspur C.G Advocate Secretary
5 Shri Rahul Tamaskar Advocate R-2/22, Rama Valley Near New High Court Bodri-495220, Bilaspur C.G. Advocate Treasurer
Member
1 Shri Dr. N. K. Shukla, Rohini Vihar Jarhabhata Bilaspur C.G Senior Advocate Member
2 Shri Kosh Ram Sahu Old RTO Office Mungeli Naka Bilaspur C.G. Advocate Member
3 Shri Rajeev Shrivastava Old RTO Office Mungeli Naka Bilaspur C.G. Advocate Member
4 Shri Narendra Kumar Vyas A/10, Nehru Nagar Bilaspur C.G. Advocate Member
5 Shri Yashwant Singh Thakur H-2/23, Narmda Nagar Bilaspur C.G. Advocate Member
6 Shri Manoj Paranjpe Rama Vally Bilaspur C.G. Advocate Member
7 Ms. Deepali Pandey Rahul Villa No 31 Mahima Vihar Ring Road No-2 Gourav Path Bilaspur C.G. Advocate Member
8 Shri Amrito Das A/3, Nehru Nagar Bilaspur C.G. Advocate Member
9 Shri Prasoon Bhaduri Abhilasha Parisar Behind Hi-Tech Bus Stand Bilaspur C.G. Advocate Member
10 Smt. Astha Shukla New Sarkanda, Sepat Road infront of HDFC Bank Bilaspur C.G. Advocate Member
11 Shri Animesh Verma 98/A Phase-I R.K.Nagar Bilaspur C.G. Advocate Member

5. One copy of the regulation of the Society duly certified as required by sub section (3) of Section 6 of the Chhattisgarh Society Registrikaran Adhiniyam, 1973 (No. 44 of 1973) is filed with this memorandum of Association.

We, the several persons whose names and address are subscribed below are desirous of forming a Society in pursuance of the aforesaid memorandum of Association and have signed the memorandum in the presence of the witnesses as shown below :-

Sr.No Name and full address of the subscribers with Father/Husband name Occupation Signature
1 Hon’ble Mr. Justice Thottathil Bhaskaran Nair Radhakrishnan, Chief Justice, High Court of Chhattisgarh Office of High Court of Chhattisgarh Bilaspur the Chief Justice of High Court Chhattisgarh
2 Hon’ble Mr. Justice Goutam Bhaduri, Judge, High Court of Chhatitisgarh Office of High Court of Chhattisgarh, Bilaspur Judge, High Court of Chhattisgarh
3 Shri J. K. Gilda Office of Advocate General , High Court of Chhattisgarh Bilaspur Advocate General
4 Shri Shashank Thakur Advocate H.No-2, Vaishali Nagar-II Behind Maosaji Sweets, Shrikant Verma Marg Bilaspur C.G Advocate
5 Shri Rahul Tamaskar Advocate R-2/22, Rama Valley Near New High Court Bodri-495220, Bilaspur C.G. Advocate
Member
1 Shri Dr. N. K. Shukla, Rohini Vihar Jarhabhata Bilaspur C.G Senior Advocate
2 Shri Kosh Ram Sahu Old RTO Office Mungeli Naka Bilaspur C.G. Advocate
3 Shri Rajeev Shrivastava Old RTO Office Mungeli Naka Bilaspur C.G. Advocate
4 Shri Narendra Kumar Vyas A/10, Nehru Nagar Bilaspur C.G. Advocate
5 Shri Yashwant Singh Thakur H-2/23, Narmda Nagar Bilaspur C.G. Advocate
6 Shri Manoj Paranjpe Rama Vally Bilaspur C.G. Advocate
7 Ms. Deepali Pandey Rahul Villa No 31 Mahima Vihar Ring Road No-2 Gourav Path Bilaspur C.G. Advocate
8 Shri Amrito Das A/3, Nehru Nagar Bilaspur C.G. Advocate
9 Shri Prasoon Bhaduri Abhilasha Parisar Behind Hi-Tech Bus Stand Bilaspur C.G. Advocate
10 Smt. Astha Shukla New Sarkanda, Sepat Road infront of HDFC Bank Bilaspur C.G. Advocate
11 Shri Animesh Verma 98/A Phase-I R.K.Nagar Bilaspur C.G. Advocate