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Report No. 154

11. Causes for Accumulation of Arrears.- The Satish Chandra Committee as also the Arrears' Committee, 1990 leaded by Justice V.S. Malimath has also identified various causes for accumulation of arrears in High Courts which, inter alia, include:

1. Litigation explosion.

2. Radical change in the pattern of litigation.

3. Increase in Legislative activity.

4. Additional burden on account of Election Petitions.

5. Accumulation of First Appeals.

6. Continuance of the ordinary original civil jurisdiction in some High Courts.

7. Inadequacy of judge strength.

8. Delays in filling up vacancies in the High Courts.

9. Unsatisfactory appointment of judges.

10. Inadequacy of staff attached to the High Courts.

11. Inadequacy of accommodation.

12. Failure to provide adequate forums of appeal against quasi-judicial orders.

13. Inordinate concentration of work in the hands of some members of the Bar.

14. Lack of punctuality amongst judges.

15. Civil Revisions-indiscriminate exercise of jurisdiction.

16. Second Appeals-ignoring the limitations on exercise of jurisdiction.

17. Long arguments and prolix judgments.

18. Lack of priority for disposal of old cases.

19. Failure to utilise grouping of cases and those covered by rulings.

20. Granting of unnecessary adjournments.

21. Unsatisfactory selection of Government Counsel.

22. Lawyers not appearing in courts due to strikes, etc.

23. Population explosion.

24. Hasty and imperfect legislation.

25. Plurality of appeals and hearing by Division Benches.

26. Inordinate delay in the supply of certified copies of judgments/orders.

27. Indiscriminate resort to writ jurisdiction.

28. Letters Patent Appeals.

29. Inadequacy in classification and grouping of cases.

30. Constitution of Benches and their frequent changes.

31. Indiscriminate closure of courts.

32. Appointment of sitting Judges as Commissions of Inquiry.

33. Printing of Paper Book in Criminal matters.



The Code of Criminal Procedure, 1973 Back




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