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Report No. 188

E-Filing

The concept of Electronic Filing envisages, filing of cases in the court by the advocates sitting at his or her office or home. The essential format in which the advocates need to file his/her case will be pre-defined for eliminating any possible filing defects. As soon as a case is electronically filed, the case will automatically get registered when the filed case complies with the requisite format. The registration in the first instance will be provisional and it will be final only when formal scrutiny takes place. The person electronically filing a case will also get a receipt with the digital signature of the court authority. Efiling should be mandatory for all cases coming before the Ecourts.

Adequate security features will have to be provided to the process of electronic filing. The electronic filing process will ensure that the person filing the case by electronic means will be entitled to receive the proceedings of the court electronically on his computer system. This practically eliminates the person concerned to go around the registry to collect the required information such as case nos., copies of notices, copies of orders/judgments, etc. The process of electronic filing may require certain changes/amendments to the existing rules and regulations of filing process. For this the court needs to take appropriate action.



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