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Report No. 77

13.16. Financial Impact.-

Some of the suggestions made in this Report would necessitate the allocation of more funds by the State for the administration of justice. This cannot in the very nature of things be helped and the government, in our opinion, should not be loath to do the needful for this purpose. Due and proper dispensation of justice is one of the most essential functions and obligations of the State. The State cannot evade or shirk its responsibility in this behalf on grounds of economy.

Such an approach would be grounded on false notions of economy. Nothing rankles more in human heart than a brooding sense of injustice. Delay in the affording of judicial redress in cases where wrong has been done quite often leads many persons to settle scores by extra-legal methods. These in their turn create fresh problems of law and order and further add to the work-load of the courts.

Despite the heavy demands on the State exchequer which is already hard pressed to find funds for the various activities of the State, especially in the field of nation building, we feel that there is no alternative to the allocation of additional funds for administration of justice, if something real and effective has to be done to contain the people's resentment arising from the existing tardy judicial process.

13.17. Further recommendation to the waste if necessary in future.-

Before concluding we may add that if some matters come to our notice necessitating further recommendations, a supplementary report would be sent.



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