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Report No. 77

1.11. Radical changes why not suggested.-

Those who may be looking for suggestions of radical changes and major innovations in this Report may perhaps experience some disappointment. The system of administration of justice which we have in the country, in our opinion, is basically sound and by and large suitable. It is the same system which is in force in the United Kingdom, United States, Australia, Canada and a number of other countries. The system, no doubt, has to be adapted to our national needs and we should not be averse to making for this purpose such changes as are called for.

The history of our judicial system shows that many such changes have, in fact, been made with the above object in view. Despite, however, the basic soundness of the system, some weaknesses have manifested themselves. It should be our endeavour to remedy the defects which are responsible for those weaknesses. One such weakness is that of undue delay in the disposal of cases. This weakness, as stated above, in a considerable measure, has affected the image of the system and undermined people's confidence in its efficacy. We are in this Report concerned with identifying the factors responsible for the said weakness and with suggesting consequential remedies.



Delay and Arrears in Trial Courts Back




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