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Report No. 114

2.3. Failure of earlier efforts.-

The question we must pose is: have these efforts yielded results? The answer is emphatically in the negative. The mounting arrears1 (1237566 cases were pending in the High Courts as on 31st December, 1984), in various High Courts and the ever-rising graph of arrears in the Supreme Court of India will affirmatively establish that all this tinkering at the fringes have not only not yielded the desired results, but have in fact aggravated the situation. The consumers of justice have been patiently waiting since the setting up of the Law Commission in 1955 till today for restructuring the system so that it may become both justice and people-oriented.

1. Information supplied at the Conference of the Chief Justices of the High Courts, Chief Ministers and Law Ministers of the States held in September, 1985.



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