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Report No. 216

Hon'ble Mr. Justice M.N. Venkatachaliah

"At the outset I must offer my apologies for not responding to your earlier letter. During October I was in and out of hospitals and I missed the letter. A word on telephone from you would have alerted me. Kindly accept my apology for the remissness on my part.

On the merits of the issue, one must acknowledge that Hindi as our national language must assert its rightful place in all areas of our national life and the higher judiciary should be no exception. The Committee of Parliament on Official Language has rightly emphasized the importance of this matter.

In the practical implementation of this philosophy, there may be some issues, arising out of circumstances that the legacy of the Common Law which we have inherited, the system of Public law, the International Human Rights regime, the International Intellectual Property regime and the increasingly integrating economic laws and trans-border transactions impose an integration with the legal systems of other countries and jurisdictions. All this may influence the policy of language in the superior courts.

However we should respect the parliamentary views and a beginning has to be made through circumspection requires that we should hasten slowly.

These are only my first impression and not the result of a deeper reflection. I shall be happy to convey to you any further or revised view after due and further consideration."



Non-Feasibility of Introduction of Hindi as Compulsory Language in the Supreme Court of India Back




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