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Report No. 114

6.16. Transport.-

If the treble objects behind devising a new forum for resolution of disputes at grass-root level, namely, (1) participatory system of justice; and (2) expeditious disposal of disputes; and (3) justice to be taken to the door-step of the people, have to be realised, it is imperative that the Gram Nyayalaya should have easy mobility. Therefore, every attempt to hold court in a formal manner at the headquarter should be thwarted. If there is not to be any laxity in this behalf, it is essential that a transport vehicle should be provided to each Gram Nyayalaya. As the approach roads in villages may be either fair-weather roads or not in a very good shape, it is essential that a Jeep should be provided to the Presiding Judge of the Gram Nyayalaya.

It should be available for all official purposes including the transport of lay Judges. Somehow or the other, it is disconcerting albeit unpalatable fact that modern technological advances have passed by the Indian legal system leaving it untouched. Till very recently, even the District Court Judge was not provided with the telephone and even now he is not provided with a transport vehicle. It is time that this shell is broken and the modern gadgets are freely used. Transport is one of the most essential modern gadgets.



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