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                                                  ANNEXURE I

                                           (See Chapter II, Para 2)

ANNUAL ACTION PLAN FOR THE YEAR 1999-2000

Sl.No.

Activity

Date by which to be completed

    1.

Setting up of Permanent and continuous Lok Adalats in all the Districts throughout the country.

Progress would be reviewed from time to time and directions as may be necessary would be provided by NALSA under the guidance of the Hon’ble Executive Chairman and Hon’ble Patron-in-Chief, NALSA

2.

Network of legal aid counsel in all courts of Magistrates.

The scheme is being monitored with a view to ensure that the undertrials who do not have either means to defend themselves or other disabilities, on their appearance before the courts, are provided the services of Legal Aid Counsel in the court itself to ensure that justice is not denied to them because of economic disability.

The progress shall be reviewed and monitored from time to time during the financial year 1999-2000.

3.

Introduction of Orientation Courses for all Judicial Officers in the District Judiciary.

The monitoring of the scheme shall be watched and reviewed from time to time and directions as may be implemented, would be provided by NALSA under guidance of the Hon’ble Executive Chairman, NALSA, during the financial year 1999-2000.

4.

Setting up of Counselling Centres.

The State Legal Services Authorities have already been  advised to set up Counselling Centres for settling Matrimonial Disputes through conciliation so that all possible efforts could be made to bring round the estranged couples and avoid breaking of the matrimonial homes, to the extent possible.

The progress would be reviewed and monitored periodically during the financial year 1999-2000.

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