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

Report No. 77

13.2. Training.-

The judicial officers have to face all kinds of situations in courts, including difficulties created by obstructionist and cantankerous litigants and overbearing and aggressive counsel. To enable them to meet such situations had to equip them properly for the discharge of their responsibilities, it is essential that there should be a course of training for all judicial officers before they start functioning as judicial officers.

13.3. With the increase in the number of judicial officers, there will also have to be increase in the number of court rooms. Much needs to be done in this respect even for the present strength of the judicial officers. Complaints have been made that in some places sufficient number of judicial officers have not been posted because there are not enough court rooms. In other places the complaint is that some of the judicial officers have to function in shabby or smal.- sized court rooms. It has to be borne in mind that no court can function efficiently and with requisite dignity if it does not have a proper court room.

We require in a court room a dais for the judge to sit, a witness-box, a dock for the accused in criminal cases, space for lawyers to sit and from where to address the court, and space to accommodate the parties and others interested in the case. Reader and the stenographer in some courts sit at the same level as the presiding officer and in other courts at a slightly lower level. Besides the regular court room, there is also needed an ante room or a chamber for the presiding officer and another room for keeping the records of cases pending in the court. The court clerks also sit there.

Each court room has also to be suitably furnished and provided with sufficient number of books. Although it may be permissible to have an element of austerity in furnishing a court room, it must also be kept in view that there is a certain standard of furnishing which cannot be dispensed with in a court room. Likewise, we cannot do without certain law books. They constitute essentials of a court room.

Apart from certain law books which are necessary in each court room, there can be a set of law books which can cater to the needs of a number of courts situated in the same building. We have dealt above with the requirements of each court room. It needs hardly to be emphasised that in every court building, there has to be provision for a Bar room, waiting space for the litigants and witnesses as well as provision for public conveniences.

In one metropolitan city, the facilities for this purpose for the Magistrates Courts were of a most scanty character. There was no proper space for those attending the courts. Although the strength of the Bar was more than 400, the Bar Room consisted of two small court rooms and of a verandah. The members of the Bar have consequently to sit in a place covered with asbestos sheets.



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