Gujarat State Legal Services Authority

Functionalities

The Pilot Project of Legal Aid and Advice commenced in the State of Gujarat in the year 1972 on an experimental basis. At that time, some areas were selected for giving benefits of the Project and that too for certain selected categories of persons only. Thereafter, this Scheme was extended to the entire State in the year 1982. The Government of Gujarat constituted the Gujarat State Legal Aid and Advice Board. Thereafter, in view of the Legal Services Authorities Act, 1997, the Gujarat State Legal Services Authority has been constituted in the year 1998.

Activities

1. LEGAL AID:A person desiring assistance of advocates or any advice can approach the concerned Taluka Legal Services Committee or District Legal Services Authority or the State Legal Services Authority. Such person is being provided with such legal assistance.

For giving legal aid to the litigants in the High Court there is High Court Legal Services Committee. The Permanent Legal Services Clinic is also functioning at Bungalow No.12, Duffnala, Shahibaug, Ahmedabad for providing 24 hours Legal Aid and Advice to the needy people. Women's Cell, Jawans' Cell, Pensioners' Cell, General Cell, Jail Cell, Earthquake Cell, Mentally & Physically ill Persons' Cell etc. are functioning in the said Clinic. The Permanent Legal Services Clinic is being manned by Senior Civil Judge Cadre Officer, who is posted their as Project Officer. Paid Consultants and Honorary Consultants are also providing their services. Retired High Court Judges as well as retired Judicial Officers are also providing their services on Pro-bono basis to the needy people.

Permanent Legal Service Clinic

An applicant approaches directly to this Clinic and either seeks Advice or seeks intervention in his disputes or problem relating to his or her rights, family disputes, Matrimonial matters etc. Necessary application is taken from the applicant, the other side is contacted and the grievance of both the sides are listened to or examined so that an amicable solution or an acceptable formula may be worked out. If such negotiation fails, at the end or otherwise, and if the party is entitled to Legal Aid, requires an advocate for the purpose of starting a litigation, necessary arrangements are made.

In view of the directions passed by the Hon'ble Supreme Court of India in Budhadev Karmaskar v/s. State of West Bengal (Criminal Appeal No.135 of 2010) to the State Legal Services Authorities, a Toll-free helpline number 18002337966 is functioning at the Permanent Legal Services Clinic, Shahibaug, for the NGOs, State Machinaries, Sex Workers, victim of Sex trade who are in distress and who are compelled to continue with sex trade, so that they can avail the benefit of the toll-free number for availing legal assistance, to get them rescued or any other assistance, which may be offered to them by way of Free Legal Aid.

Moreover, Legal Literacy Camps as well as Para Legal Trainings for the Law students, College students, Members of NGOs are being conducted through Project Officer.