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Report No. 77

Q. 41. Congestion in court.- How far has the congestion of cases in each court led to delay in disposal?

Q. 42. Normal workload.- What should be the normal workload for each of the different categories of courts?

Q. 43. Section 80, C.P.C. and analogous provisions.-

Do you agree that in order to avoid needless technical defences, the provisions of section 80 of the Code of Civil Procedure, 1908 and analogous provisions in other enactments, requiring notice of suit to the Government and public authorities, should be deleted? In case section 80 is retained, would you suggest any modification therein?

Q. 44. Role of the presiding officer.-

Should the presiding officer take a more active part in relation to evidence, instead of adhering to the present practice whereunder the presiding officer leaves it generally to the parties to lead such evidence as they think fit?



Delay and Arrears in Trial Courts Back




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