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Tele Law Scheme

Background

In April 2017, Hon’ble Minister of Law and Justice launched the Tele-Law programme that primarily aims to address issues at the pre-litigative stage. In digitally connects marginalized and poor people with panel lawyers, to seek legal advice and consultation through use of video conferencing and telephone service available at the Common Services Centers situated at the gram panchayat level

Some of the key features of the programme include:

  1. The programme benefits people entitled to free legal aid under Section 12 of Legal Services Authorities, Act, 1987 that include women, children, Members of scheduled caste, scheduled tribes et to seek legal advice free of cost. Others can avail services at Rs 30/- per consultation.
  2. To ensure its seamless penetration in far flung and remote areas, a Tele- Law mobile application has been developed to enable pre-registration of cases by PLVs.
  3. Tele Law web portal (http://www.tele-law.in/) providing key information about the programme is available in 22 languages. Tele-Law Dashboard has been developed to capture real time data on cases registered and advice enabled.
  4. E-Tutorial on use of Tele-Law mobile application has been uploaded on Tele-Law portal. Tele-Law pamphlets are also available in 22 languages on the Tele-Law portal.

Target area and Implementation Framework

In its initial phase (2017-18, 2018-20), Tele-Law programme was piloted in 1800

CSCs of 11 States i.e. 500 CSCs in UP, 500 CSCs in Bihar and 800 CSCs in eight states of North East and Jammu and Kashmir (NEJK).

In February 2019, the Hon’ble Minister for Law & Justice announced expansion

Tele-Law programme across all States and UTs in the country.

It is currently operational in 29860 CSCs across 28 States/UT in the country covering 260 Districts including the 115 Aspirational districts.

  1. Since 2017, different implementation modalities of Tele-Law are operational in different geographical locations:-In UP and Bihar(covering 1000 CSCs), the implementation has been carried out jointly by three partners- DoJ, CSC- E Governance Services India Limited (CSC-SPV) and NALSA (including Legal Services Authorities of UP and Bihar) – with roles and responsibilities of each partner clearly defined.
  2. CSC-SPV provides  the ICT infrastructure at  the 1000  CSCs  in  GPs. NALSA provides the manpower support of PLVs and Panel Lawyers and DoJ role coordinates and monitors training, data analysis, publicity and course correction. Implementation cost is being borne jointly by DoJ and NALSA.For the NE&JK region & 115 Aspirational Districts, DoJ and CSC SPV are the two implementing partners with DoJ providing the budget and CSC providing technical infrastructure, Panel Lawyers & PLV support to ensure its outreach through 28,060 CSCs.