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    tele-law

    Launched in 2017, the Tele-Law programme of Department of Justice is an effective and reliable e-interface and pre-litigation mechanism. It aims to connect needy and marginalized persons, in need of legal advice, through Para Legal Volunteers (PLVs) with Panel Lawyers via video conferencing/ telephonic facilities available at Common Service Centres (CSCs) situated at the Panchayat level.

    Accessibility

    Tele-Law service is made accessible to citizens of India via video conferencing/ telephonic facilities available at CSCs, situated at the Panchayat level. The Citizens’ Tele-Law Mobile App has also been launched, which allows beneficiaries to obtain advice from Panel Lawyers directly through their mobile phones.

    Affordability

    Tele-Law is provided free of cost to those persons entitled to free legal aid under Section 12 of the Legal Services Authorities (LSA) Act, 1987, and at a nominal fee of Rs. 30/- per consultation for “others”.

    Frontline Functionaries

    Para Legal Volunteers (PLVs) have been stationed to act as intermediaries, bridging the gap between common people and the Tele-Law service, and also to create public awareness about Tele-Law.

    Village Level Entrepreneurs (VLEs) who run the CSCs facilitate online registration of beneficiaries with Panel Lawyers.

    Panel Lawyers have been positioned to provide legal advice and consultation to people.

    State Coordinators manage different stakeholders in effective implementation of Tele-Law programme in States/UTs.

    Real-time Data

    A dedicated Tele-Law dashboard has been developed to capture real-time data on nature of cases registered & advice enabled. This data has also been hosted on the Prayas Dashboard.

     

     

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    For more information, please visit Tele-Law website : www.tele-law.in