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Report No. 77

Q. 3. Hearing by Single Judge.-

It has been suggested that High Courts in which there is a sizable number of cases pending for more than one year, should adopt a system whereunder all cases should be heard by single Judges, excepting-

(a) death sentence cases and appeals against acquittal;

(b) appeals, where allowed, against Judgments of Single Judges;

(c) cases where there is a statutory requirement to the contrary; and

(d) cases where hearing by a bench of three Judges is necessary to settle the law on a particular point or for other special reasons.

It has been further suggested that the constitution of benches with more than three Judges in such High Courts should not be permissible under any circumstances.

What are your views in the matter?



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