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Report No. 229

III. Benches under Article 130 of The Constitution

Cassation Benches in four zones

3.1 A feasible, workable and efficient system of judicial administration could be established if India were to be divided into four zones/regions, namely,

(I) Northern Zone - Bench to be established in Delhi dealing with the litigation of the States of Uttar Pradesh, Uttarakhand, Rajasthan, Punjab, Haryana, Madhya Pradesh, Chhattisgarh, Himachal Pradesh, Jammu and Kashmir, the National Capital Territory of Delhi and the Union territory of Chandigarh;

(II) Southern Zone - Bench to be established in Chennai/Hyderabad in order to deal with the litigation of the States of Kerala, Tamil Nadu, Andhra Pradesh, Karnataka and the Union territories of Puducherry and Lakshadweep;

(III) Eastern Zone - Bench to be established in Kolkata dealing with the litigation of the States of West Bengal, Bihar, Orissa, Jharkhand, Assam and the Northeastern States including Sikkim and the Union territory of Andaman and Nicobar Islands;

(IV) Western Zone - Bench to be established at Mumbai dealing with the litigation of the States of Maharashtra, Gujarat, Goa and the Union territories of Dadra and Nagar Haveli, and Daman and Diu.

3.2 The said Benches shall act as Cassation Benches to deal with appeals from a High Court in the particular region. The apex court could then deal with constitutional issues and other cases of national importance on a day to day basis since the accumulated backlog of cases would go to the respective zones to which they pertain.



Need for Division of the Supreme Court into a Constitution Bench at Delhi and Cassation Benches in four Regions at Delhi, Chennai or Hyderabad, Kolkata and Mumbai Back




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