Section 4   [ View Judgements ]

Amendment of section 4


In section 4 of the principal Act,-



(i) in the opening portion, the words", subject to the general directions of the Central Government," shall be omitted;



(ii) for clause (j), the following clause shall be substituted, namely:-



"(j) provide grants-in-aid for specific schemes to various voluntary social service institutions and the State and District Authorities, from out of the amounts placed at its disposal for the implementation of legal services schemes under the provisions of this Act;";



(iii) in clause (n), for the words" State and District Authorities and other voluntary social welfare institutions", the words "State Authorities, District Authorities, Supreme Court Legal Services Committee, High Court Legal Services Committees, Taluk Legal Services Committees and voluntary social service institutions" shall be substituted.

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