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Report No. 216

Hon'ble Mr. Justice K. Jagannatha Shetty

"I am in receipt of your letter dated 8 October 2007 and also 30 November 2007.

Due to my travel outside, I could not respond immediately.

I am glad that you are now the Chairman of the Law Commission which has been devalued for sometime. I hope you will make it more effective and demanding.

I have perused the recommendations of the Committee of Parliament on Official Language.

I am wholly against the recommendations made by the said Committee.

The High Courts and the Supreme Court cannot be asked to start delivering their judgments and decrees in Hindi. This is a very very contentious issue which may have far reaching consequence.

The views of the Southern States on imposition of Hindi is well known. The State Administrations are generally passing the Orders in their respective regional languages and the High Courts in particular and the Subordinate Courts in general are delivering judgments in English.

Today, English cannot be regarded as a foreign language. It is more important for National and International communication.

Since the Supreme Court consists of Judges drawn from different parts of the country, it is impossible to impose Hindi on the Supreme Court.

It is, therefore, necessary that the language of the High Courts and the Supreme Court should be uniform and it should be only in English for all time to come."



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




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