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

Report No. 77

9.17. Serving judges to be asked to deal with old cases.-

In addition to the above, some of serving judicial officers can also be asked to deal exclusively with old cases. The diversion of some of these officers towards the disposal of old cases is possible and would not affect the disposal of fresh cases, because the workload of the existing courts would get considerably reduced on account of the transfer of old cases to courts dealing with such cases. Care, however, must be taken, while diverting some judicial officers towards the disposal of old cases to see that the number of courts dealing with fresh, or not old civil and criminal cases is enough to dispose them of within a period of one year or six months respectively.



Delay and Arrears in Trial Courts Back




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