HIGH COURT LEGAL SERVICES COMMITTEE

CHAIRMAN

HON'BLE SHRI JUSTICE R. S. JHA

CO-CHAIRMAN

HON'BLE SHRI JUSTICE PANKAJ JAISWAL, BENCH AT INDORE

HON'BLE SHRI JUSTICE N K GUTPA, BENCH AT GWALIOR

MEMBERS

PRESIDENT HIGH COURT BAR ASSOCIATION, JABALPUR

REGISTRAR (JUDICIAL-I)

REGISTRAR, BENCH AT INDORE

REGISTRAR, BENCH AT GWALIOR

SHRI K. L. JATAV (From 30.09.2014), Advocate, Jabalpur

SMT. DEVIKA SINGH(From 26.09.2014) Advocate, Jabalpur

SHRI CHAMPALAL YADAV, Advocate, Indore

SHRI NAVAL GUPTA Advocate Gwalior

SECRETARY

SHRI VIJAY CHANDRA, JABALPUR

Phone (O): 0761-2623225

Address:- High Court Legal Services Committee, High Court Campus, Jabalpur (M.P.)

HIGH COURT LEGAL SERVICES COMMITTEE AT JABALPUR

CHAIRMAN

HON'BLE SHRI JUSTICE R. S. JHA

MEMBER

SHRI K. L. JATAV, Advocate, Jabalpur

SECRETARY

REGISTRAR (JUDICIAL-I)

Address:- High Court Legal Services Committee, High Court Campus, Jabalpur (M.P.)
HIGH COURT LEGAL SERVICES COMMITTEE AT INDORE

CHAIRMAN

HON'BLE SHRI JUSTICE PANKAJ JAISWAL

MEMBER

SHRI CHAMPALAL YADAV, Advocate, Indore

SECRETARY

PRINCIPAL REGISTRAR, BENCH AT INDORE

Address:- High Court Legal Services committee, High Court Campus, indore (M.P.)
HIGH COURT LEGAL SERVICES COMMITTEE AT GWALIOR

CHAIRMAN

HON'BLE SHRI JUSTICE N K GUTPA

MEMBER

SHRI NAVAL GUPTA, Advocate Gwalior

SECRETARY

PRINCIPAL REGISTRAR, BENCH AT GWALIOR

Address:- High Court Legal Services committee, High Court Campus,gwalior (M.P.)

The High Court Legal Services Committee has rendered legal Aid and Advise as hereunder in past 5 years
SNO YEAR LEGAL AID (Number of cases wherein rendered) LEGAL ADVICE (Number of cases wherein rendered)
1 2002-2003 636 709
2 2003-2004 732 818
3 2004-2005 703 594
4 2005-2006 1065 832
5 2006-2007 1845 1590
6 2007-2008 1034 476
7 2008-2009 901 471
8 2009-2010 676 644
9 2010-2011 776 426
10 2011-2012 698 1004
11 2012-2013 706 8037
12 2013-2014
829 818
13 2014-2015 885 612
14 2015-2016 1138 754
15 2016-2017 (upto Feb. 2017) 827 1409


Details of Disposal of cases in Lok Adalat and amount disbursed in last 5 years is as hereunder
SNO YEAR LOK ADALATS HELD CASES SETTLED AMOUNT OF COMPENSATION (IN RUPEES)
1 2002-2003 4 178 2,48,00,612
2 2003-2004 8 918 5,05,48,641
3 2004-2005 69 1614 7,85,50,296
4 2005-2006 119 2353 16,11,11,288
5 2006-2007 65 2792 20,84,61,341
6 2007-2008 49 2584 21,35,42,547
7 2008-2009 39 7699 21,11,54,620
8 2009-2010 44 2268 21,29,15,847
9 2010-2011 54 1938 19,93,73,453
10 2011-2012 37 666 6,4395,394
11 2012-2013 40 543 1,31,01,400
12 2013-2014 31 4568 10,35,38,566
13 2014-2015 30 3441 12,23,29,973
14 2015-2016 34 2340 11,62,40,366
15 2016-2017 (Up tp Feb-2017) 32 4636 23,49,42,804

FEES : Guidelines of the Fee to be paid to Legal Services advocate issued by the State Authority -

FOR HIGH COURT

:: PART – I ::

CIVIL WORK

DIVISION 1,CIVIL APPEALS:- Civil Appeals arising from the original decree or

from appellate decree. : Rs. 1500/-

DIVISION 2,MISC.APPEALS:- Rs. 750/-

DIVISION 3-A,CIVIL REVISIONS AND

WRIT PETITION ARISING OUT OF CPC:- Rs. 750/-

DIVISION 3-B: RENT REVISIONS:- Rs. 750/-

DIVISION 4 WRIT PETITIONS:- Rs. 1000/

(Writ Petitions under Art.226/227 of the Constitutionof India.)

:: PART – II ::

CRIMINAL WORK

DIVISION NO.1-CRIMINAL APPEALS :-

A. Appeals involving death Rs. 2,500/-

Sentence.

B. Appeals involving Rs. 2,000/-

Imprisonment for life.

C. Appeals other than Mentioned Rs. 1000/-

At S.No. (A) and (B)

DIVISION NO.2-CRIMINAL REVISIONS:- Rs. 750/-

DIVISION NO.3-MISC.APPLICATIONS:- Rs. 500/-

including M.Cr.C.

:: PART – III ::

MISCELLANEOUS PROCEEDINGS

DIVISION 1-L.P.A.s &Writ-Appeals:- Rs. 1000/-

DIVISION 2-REVIEW OF JUDGMENT/ORDER:- Rs. 250/-

DIVISION 3-OTHER CASES:-

The cases not covered as above and in cases in which no legal aid can be granted except as per the provisions of Regulation 15 of the M.P. State Legal Services Authority Regulations, 1997 the Chairman shall have power to fix the legal remuneration by way of honorarium keeping in view the schedule of honorarium fixed as above and M.P. Civil Court Rules (Rules and Orders).

DIVISION 4- INCIDENTAL EXPENDITURE AND MISCELLANEOUS MATTERS:-

(1) Actual incidental expenditure incurred by the legal aid advocate will be reimbursed provided it is supported by the vouchers and a certificate is given to that effect by such Legal Aid advocates. If the incidental expenditure is not supported by the vouchers, Secretary, High Court Legal Services Committee may fix and reimburse a reasonable sum considering the approximate expenditure which might have occurred looking to the nautre of the case.

(2) Single set of honorarium shall be payable in cases in which more than one aided person is involved.