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Report No. 77

Chapter 14

Summary of Conclusions and Recommendations

Our important conclusions and recommendations in this Report are summarised below:-

1. Problem of delay and arrears in trial Courts

(1) The problem of delay in law courts has of late assumed gigantic proportions. It has shaken the confidence of the public in the capacity of the courts to redress their grievances and to grant adequate and timely relief.1

1. Para. 1.1.

(2) The judicial system has enjoyed high prestige of the people. In a modem State, vast powers are granted to numerous authorities for carrying out governmental functions. The right of aggrieved citizens to approach the Courts acts as a cushion to the grant of powers to a host of officers. For the efficient discharge of the responsibilities of Courts it is essential that the great respect they have enjoyed should be maintained. Weakening of the judicial system in the long run undermines the foundations of the democratic structure.1

1. Para. 1.4.

(3) A civil case should be treated as old if a period of one year elapses since the date of its registration till the pronouncement of judgment. This applies to civil suits as well as to cases under Special Acts1.

1. Para. 1.9.

(4) A criminal case should be disposed of within six months. In case of sessions trials, the above period should include the period of pendency of commitment proceedings'1

1. Para. 1.10.



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