RULE 8: THE EXPERIENCE AND QUALIFICATIONS OF OTHER PERSONS OF THE LOK ADALATS ORGANISED BY THE SUPREME COURT LEGAL SERVICES COMMITTEE SPECIFIED IN SUB SECTION (3) OF SECTION 19


A person shall not be qualified to be included in the Lok Adalat unless he is,—

(a) a member of the legal profession; or

(b) a person of repute who is specially interested in the implementation of the Legal Services Schemes and Programmes; or

(c) an eminent social worker who is engaged in the upliftment of the weaker sections of the society, including Scheduled Castes, Scheduled Tribes, women, children, rural and urban labour.

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