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Home / Human Rights News / Legal Services Authority facilitates Prisoners make video calls to their Legal Aid Lawyers

Legal Services Authority facilitates Prisoners make video calls to their Legal Aid Lawyers

February 08, 2019:

On Wednesday, the District Legal Services Authority (DLSA), Panchkula has started video conferencing facility for under trial prisoners to interact with their Legal Aid Advocates.

Panchkula DLSA
Panchkula DLSA     Pic By: Twitter

DLSA Secretary-cum-Chief Judicial Magistrate, Panchkula, Sh. Vivek Goyal has stated that from February 6 onwards they have started video conferencing facility for interaction of under trials with their legal aid advocates.

The inmates will be allowed to interact with their advocates twice a month through video conferencing.

According to him, during his visits to Ambala Central Jail, he came to know that a consistent grievance of the jail inmates is that they don’t get proper time to interact with their Legal Aid Counsels.

“It is also observed that sometimes the advocates also feel the need to discuss the cases with the prisoners facing legal proceedings, but since the under trials prisoners of Panchkula district are lodged in Ambala Central Jail, even legal aid counsels face difficulty in getting proper information about the case from them,”‘ Goyal added.

Moreover, the Supreme Court while deciding Special Leave Petitions and vide its order dated August 14, 2018, has directed all Legal Services Authorities/Committees in every state to extend video conferencing facility so that the under-trials could interact with their legal aid counsels.

The Chief Judicial Magistrate further said that the Panchkula DLSA provided free legal aid to the under-trial prisoners to defend themselves and to make the process of interaction between the under-trial prisoners and their legal aid counsels easier, the facility of video conferencing had been started at the district ADR centre, Panchkula.

He added that a list of under-trial prisoners had been prepared, as per which the legal aid counsels shall interact with them through video conferencing on rotation basis. The legal aid advocates shall be able to interact with the under-trials twice a month that will help both the legal counsels as well as under-trial prisoners discuss their cases.

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