Legal Services Authorities Act, 1987


Section
Section Title
  Status : Active
  Statement of Object
  title CHAPTER I: PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II: THE NATIONAL LEGAL SERVICES AUTHORITY View Judgements
  3 1 Constitution of National Legal Services Authority View Judgements
  3A Supreme Court Legal Services Committee View Judgements
  4 Functions of the Central Authority View Judgements
  5 Central Authority to work in co-ordination with other agencies View Judgements
  title CHAPTER III: STATE LEGAL SERVICES AUTHORITY View Judgements
  6 1 Constitution of State Legal Services Authority View Judgements
  7 Functions of the State Authority View Judgements
  8 1 State Authority to act in co-ordination with other agencies etc., land be subject to directions given by the Central Authority View Judgements
  8A High Court Legal Services Committee View Judgements
  9 District Legal Services Authority View Judgements
  10 Functions of District Authority View Judgements
  11 District Authority to act in co-ordination with other agencies and be subject to directions given by the Central Authority, etc View Judgements
  11A Taluk Legal Services Committee View Judgements
  11B Functions of Taluk Legal Services Committee View Judgements
  title CHAPTER IV: ENTITLEMENT TO LEGAL SERVICES View Judgements
  12 Criteria for giving legal services View Judgements
  13 Entitlement to legal services View Judgements
  title CHAPTER V: FINANCE, ACCOUNTS AND AUDIT View Judgements
  14 Grants by the Central Government View Judgements
  15 National Legal Aid Fund View Judgements
  16 State Legal Aid Fund View Judgements
  17 District Legal Aid Fund View Judgements
  18 Accounts and audit View Judgements
  title CHAPTER VI: LOK ADALATS View Judgements
  19 1 Organisation of Lok Adalat View Judgements
  20 Cognizance of cases by Lok Adalats.-(1) Where in any case referred to in clause (i) of sub-sections (5) of section 19 View Judgements
  21 Award to Lok Adalat View Judgements
  22 Powers of Lok Adalats View Judgements
  title CHAPTER VIA: PRE-LITIGATION CONCILIATION AND SETTLEMENT [Inserted by Legal Services Authorities (Amendment) Act, 2002] View Judgements
  22A Definitions View Judgements
  22B Establishment of Permanent Lok Adalats View Judgements
  22C Cognizance of case of Permanent Lok Adalat View Judgements
  22D Procedure of Permanent Lok Adalat View Judgements



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