contents.gif (10765 bytes)
                                      ANNEXURE II

                                 (See Chapter I, Para 17)

STATEMENT SHOWING THE GRANTS IN AID OUTSTANDING AS ON 10TH DECEMBER, 1999.

Financial Year

Due

 

U.C.

Received

Out-

standing

Remarks

 

No.

Amount

No.

Amount (Rs.)

No.

Amount(Rs.)

 

1982-83

1983-84

1984-85

1985-86

1986-87

1987-88

1988-89

1989-90

1990-91

1991-92

1992-93

1993-94

1994-95

1995-96

1996-97

1997-98

1998-99

99-2000

2

5

5

2

1

1

-

4

1

9

10

18

15

26

54

48

61

46

 

1,00,000

1,52,000

1,29,700

10,000

15,000

5,000

-----

1,35,000

25,000

1,67,500

95,000

5,00,000

12,60,000

21,55,000

56,51,000

63,21,795

2,46,09,000

2,43,06,500

 

-

-

-

-

-

-

-

-

-

-

-

1

1

4

18

3

-

-

 

-

-

-

-

-

-

-

-

-

-

-

20,000

10,000

5,55,000

6,50,000

4,62,000

-

-

2

5

5

2

1

1

-

4

1

9

10

17

14

22

36

47

61

46

 

1,00,000

1,52,000

1,29,700

10,000

15,000

5,000

-

1,35,000

25,000

1,67,500

95,000

4,80,000

12,50,000

16,00,000

38,01,000

58,59,795

2,46,09,000

2,43,06,500

From the financial year 97-98 onwards instead of grants in aid funds in terms of section 4(c) of the Legal Services Authorities Act,  1987 as amended for implementation of the provisions of the Acts and the schemes and programmes envisaged under the Act as well as special schemes, such as establishment of permanent,  and continuous  Lok Adalats.

Total

308

6,56,37,495

27

16,97,000

281

6,39,40,495

 

 

**  Legal Aid Counsel in all the Courts of Magistrates, etc. are being allocated to the State Legal Services Authorities all over the country.

 

                                                                                                                                                                        first.gif (1681 bytes)