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Report No. 216

A.P. High Court Advocates' Association, Hyderabad

"The A.P. High Court Advocates' Association unanimously resolved that the proposed amendment to Article 348 of the Constitution of India enabling the Legislative Department "to undertake original drafting in Hindi which is expected to pave way for delivery of judgments in Hindi by the Hon'ble High Courts and the Supreme Court of India" should be dropped as it would have ominous consequences to the federal and pluralistic structure of Indian Society as well as the body polity.

The members of the Association strongly feel that any such attempt to disturb the existing arrangement would only strengthen the forces of fissiparous tendencies. Fortunately the judiciary has been free from linguistic jingoism though the presence of the same is ominous elsewhere in the democratic institutions of Independent India. The present move would open the Pandora's Box leading to multitude of claims and counterclaims across the nation. Besides, such a move would divide India into two invisible Nations.

The members of the Association also opine that the rest of the society is fast evolving towards emancipation taking advantage of cutting edge information technology and assimilating the mind-boggling technological avalanches taking place elsewhere in the world because of widespread use of English language.

The members of the Association further feel that the proposed amendment to Article 348 would give leverage to the reactionary forces in the body polity. Besides, the Indian Judiciary would have a disconnect with world thought. Reforms in Indian judiciary are already overdue which are possible when English alone is allowed to be used for the higher judiciary besides availing the emerging advancements in science and technology.

It is myth to think bringing in Hindi would serve the purpose of the Indian masses. The founding fathers of the Constitution have rightfully preserved the domain of the Constitution for English language to the exclusion of all vernacular languages.

The members of the Andhra Pradesh High Court Advocates' Association hereby adopt an unanimous resolution to oppose the proposed amendment to article 348 of the Constitution of India in the larger interests of Indian judiciary and people of India."



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




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