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Report No. 77

9.10. Judges in charge of districts.-

In some High Courts, one judge is placed in charge of each district for one or two years. He periodically visits the district with a view to ensure proper functioning of the courts and to see that the cases do not get old. It is staid that this practice has yielded good results.

This may probably be due to the fact that the judge in charge of the district is able to scrutinise more closely the returns received from the subordinate court of the district from time to time and suggest measures and give appropriate directions through the District and Sessions Judge for the disposal of old cases and, if necessary, impress upon the Chief Justice the necessity for the establishment of additional courts on a permanent or temporary basis in the district for disposal of old cases and for coping with the current file. He will be also in a position to suggest such other remedies and measures as may be called for in the district of which he is in charge.



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