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Report No. 245

Creation of Special Courts for Traffic/Police Challan Cases

4. That special morning and evening Courts be set up for dealing with Traffic/Police Challan cases which constituted 38.7% of institutions and 37.4% of all pending cases in the last three years, before the Subordinate Judicial Services. These Courts should be in addition to the regular Courts so that they can reduce the case load of the regular Courts. In addition, facilities be made available for online payment of fines as well as the payment of fines at designated counters in the Court complex.

This measure will further reduce pendency before such Special Courts. Recent law graduates may be appointed for short durations, e.g., 3 years, to preside over these special traffic Courts. These special Courts should only deal with cases involving fines. Cases which may involve imprisonment should be tried before regular Courts in order to ensure fair process.

That, if Special Traffic/Police Challan Courts are not created, the number of judges required in the regular cadres should be further increased to take into account traffic and police challan cases.



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