AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 272

Chapter - IV

Revisiting Recommendations of the Previous Law Commissions

4.1 The Right to Fair and Speedy Trial is very much a part of right to life and personal liberty, a fundamental right guaranteed under Article 21 of the Constitution of India and therefore, any kind of delay in the expeditious disposal of cases infringes the same. The Law Commission of India has expressed its concern over the delay in justice delivery system in its Fourteenth Report (1958) and made recommendations for reforming the administration of Justice delivery system which have been implemented from time to time to revamp the judicial system with a view to reduce delay and enlarge access to justice.69

69 N. N. Mathur, Changes Required in Working and Procedural Laws for Speedy Processing, 32 IBR 337-344 (2005).



Assessment of Statutory Frameworks of Tribunals in India Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys