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

Report No. 77

12.13. Absence of one of the accused.-

It has been brought to the notice of the Commission that the disposal of cases in which there is a large number of accused gets delayed because one of the accused absent himself on the date of hearing. The result is that the case cannot proceed, and all the witnesses and the other accused who are present have to go back without anything substantial being done in the court.

The trial Magistrate might in such cases direct representation of the absent accused by his counsel. Difficulty in such cases can arise if the counsel declines to represent the absent accused on the date of hearing. The hope of the Commission is that responsible members of the Bar would offer all co-operation in the matter.



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