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Section 2   [ View Judgements ]

Amendment of section 2


In section 2 of the Legal Services Authorities Act, 1987 (39 of 1987.) (herein-after referred to as the principal Act), in sub-section (1),-



(i) for clause (a), the following clauses shall be substituted, namely:-



'(a) "case" includes a suit or any proceeding before a court;



(aa) "Central Authority" means the National Legal Services Authority constituted under section 3;



(aaa) "court" means a civil, criminal or revenue court and includes any tribunal or any other authority constituted under any law for the time being in force, to exercise judicial or quasi-judicial functions;';



(ii) after clause (b), the following clause shall be inserted, namely:-



'(bb) "High Court Legal Services Committee" means a High Court Legal Services Committee constituted under section 3A;';



(iii) after clause (f), the following clause shall be inserted, namely:-



'(ff) "regulations" means regulations made under this Act;';



(iv) after clause (I), the following clauses shall be inserted, namely:-



'(j) "Supreme Court Legal Services Committee" means the Supreme Court Legal Services Committee constituted under section 3A;



(k) "Taluk Legal Services Committee" means a Taluk Legal Services Committee constituted under section 11A.'.

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