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Report No. 77

Q. 22. Causes:- What, in your opinion, are the causes of delay in the trial cour in the disposal of cases?

(b) Have you any suggestions to make for cutting short such delays?

Q. 23. Specific causes.-

How far is delay due to

(a) inadequate number of judges?

(b) insufficient accommodation, lack of books,lack of stenographic assistance or other factors by way of unsatisfactory conditions of work affecting quality of work?

(c) defects in the procedure?

Please indicate concretely the defects in procedure and the remedies suggested to remove those defects

Q. 24. Recruitment of subordinate judiciary:-Are the member of the subordinate judiciary of the same level in regard to their knowledge of law, efficiency hard work, integrity and punctuality as that of the member of the subordinate judiciary in the past? if in your view there has been a decline in this regard to what specific cause do you attribute such decline?



Delay and Arrears in Trial Courts Back




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