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Report No. 188

Objectives

The basic objectives of E-Courts concept are: -

a. To help in conducting the court proceedings efficiently

b. To enable the advocates to argue their cases from remote locations

c. To record the witness's statement from remote locations

d. To establish Electronic Filing (E-Filing) facility

e. To make the courts as paperless as possible

Functional Components

Following are the functional components of an E-Court to achieve the above-mentioned objectives :-



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