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Gram Nyayalayas Act, 2008

ACT NO. 4 OF 2009 [7th January, 2009.]

Contents

 

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Gram Nyayalaya

3

Establishment of Gram Nyayalayas

4

Headquarters of Gram Nyayalaya

5

Appointment of Nyayadhikari

6

Qualifications for appointment of Nyayadhikari

7

Salary, allowances and other terms and conditions of service of Nyayadhikari

8

Nyayadhikari not to preside over proceedings in which he is interested

9

Nyayadhikari to hold mobile courts and conduct proceedings in villages

10

Seal of Gram Nyayalaya

Chapter III

Jurisdiction, Powers and Authority of Gram Nyayalaya

11

Jurisdiction of Gram Nyayalaya

12

Criminal jurisdiction

13

Civil jurisdiction

14

Power to amend Schedules

15

Limitation

16

Transfer of pending proceedings

17

Duties of ministerial officers

Chapter IV

Procedure in Criminal Cases

18

Overriding effect of Act in criminal trial

19

Gram Nyayalaya to follow summary trial procedure

20

Plea bargaining before Gram Nyayalaya

21

Conduct of cases in Gram Nyayalaya and legal aid to parties

22

Pronouncement of judgment

Chapter V

Procedure in Civil Cases

23

Overriding effect of Act in civil proceedings

24

Special procedure in civil disputes

25

Execution of decrees and orders of Gram Nyayalaya

26

Duty of Gram Nyayalaya to make efforts for conciliation and settlement of civil disputes

27

Appointment of Conciliators

28

Transfer of civil disputes

Chapter VI

Procedure Generally

29

Proceedings to be in the official language of the State

30

Application of Indian Evidence Act, 1872

31

Record of oral evidence

32

Evidence of formal character on affidavit

Chapter VII

Appeal

33

Appeal in criminal cases

34

Appeal in civil cases

Chapter VIII

Miscellaneous

35

Assistance of police to Gram Nyayalayas

36

Nyayadhikaris and employees, etc., to be public servants

37

Inspection of Gram Nyaya-layas

38

Power to remove difficulties

39

Power of High Court to make rules

40

Power of State Government to make rules

Schedules

First Schedule (See Sections 12 and 14)

 

Second Schedule (See Sections 13 and 14)

An Act to provide for the establishment of Gram Nyayalayas at the grass roots level for the purposes of providing access to justice to the citizens at their doorsteps and to ensure that opportunities for securing justice are not denied to any citizen by reason of social, economic or other disabilities and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-ninth Year of the Republic of India as follows:-



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