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Report No. 245

4. Periodic Needs Assessment for the Judiciary:

The present work is based on analysis of institution, disposal and pendency data for the time period 2010-12. Institution and disposal trends can and will change over time. New laws, greater awareness of rights, changing social circumstances, and even the reduction of judicial delay are likely to lead to an increase in the number of cases being instituted. At the same time, better infrastructure, more support staff, access to time-saving technology and better training are likely to increase the efficiency levels (and hence, rate of disposal) of judges.

Since the method of calculating Additional number of Judges depends on these figures, the Law Commission recommends that the trend of institutions and disposals should be constantly monitored by the High Courts, in order to meet the evolving needs of the judiciary. Using the formula provided above, judge strength should be increased periodically, particularly when institution rates start climbing over disposal rates. The Commission also recommends that in order to engage in this analysis, High Courts should put in place reliable and regular data collection and management systems.



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