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Report No. 79

VIII. Punctuality

3.18. Punctuality.-

We are happy to find that by and large the judges in the High Courts are punctual and observe court timings. This, however, does not mean that no complaints have been heard about the lack of punctuality or non┬Čobservance of the court timings in some individual cases. It would essentially be for the Chief Justice of each High Court to ensure that no deviations in the matter of punctuality and the observance of court timings are countenanced. It is also plain that failure to adhere to court timings by a judge would result in less time being given by him for court sittings and thus affect quantum of his disposal.

The Chief Justice would normally be able to secure adherence to court timings by the judges only if he himself sets an example and, abides by the court timings. Instances have sometimes been known when a Chief Justice, as a matter of routine, does administrative work during court time. This causes dislocation of the court work and, as such, results in considerable inconvenience to the members of the bar and the litigant public.



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