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Report No. 245

1. Appointment of judges on a priority basis:

As this data indicates, the situation is indeed grim, and is getting worse by the moment. In all states, there is a significant backlog of cases which requires a massive influx of judicial resources even if one takes a 3 year time frame for clearing backlog. Bihar, for example, requires an additional 1624 judges to clear backlog in three years. The problem of backlogs is compounded by the fact that in some states, Courts are unable to even keep pace with the new filings, thus adding to the already huge backlog.

As the data shows, even where the Courts are breaking even, the system is severely backlogged and requires urgent intervention.38 Given the large number of judges required to clear backlog and the time it will take to complete selection and training processes, the Law Commission recommends that the recruitment of new judges should, therefore, focus, as a matter of priority, on the number of judges required to breakeven, and to dispose of the backlog in a 3 year time frame. This has to be dealt with on a priority basis, otherwise the already severe problem of backlogs will only get worse.

38. Where the additional number of judges required to breakeven is in the negative, this implies that disposal is higher than institution in such Courts. In these cases, the number of judges over and above the breakeven number, can be deployed for disposing of the backlog. The number of additional judges required to dispose of the backlog should be proportionately reduced.



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