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Report No. 245

Provision for Staff and Infrastructure

5. That, adequate provisions be made for staff and infrastructure required for the working of additional Courts. See All India Judges Association v. UOI, (2002) 4 SCC 247 ("We are conscious of the fact that overnight these vacancies cannot be filled. In order to have Additional Judges, not only the post will have to be created but infrastructure required in the form of Additional Court rooms, buildings, staff, etc., would also have to be made available").



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