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Report No. 79

VII. Increase in Administrative Facilities

3.17. Court rooms, staff and librar.- consequential increase needed.-

Increase in the number of judges must also take into account the need for more count rooms and chambers, larger staff of the High Court and the necessity of adequate number of law books for each court. It may also be ensured that judges are provided with suitable residences and have not to wait long for the purpose. A number of suitable government houses commensurate with the judge strength of the courts should be earmarked for the judges and be placed at the disposal of the Chief Justice for being allotted.



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