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Report No. 188

E-Advocacy

The Information Technology based advocacy enables the advocates to explain their point of view more clearly to the judges with the help of Multi-Media based presentations in the court rooms. This process will help the judges in following the arguments put forward by the advocates more easily. With the introduction of the IT Advocacy while arguing a case, an advocate can either include a reference to the precedents in his/her IT based presentation or by accessing Internet he/she can get it displayed on the large screen installed in the court. It will avoid advocates carrying big bundles of law reference books to the courtrooms. For achieving IT based advocacy in the courts, the advocates and to some extent the judges, need to have basic knowledge of computers. This can be achieved by conducting special training programs for the judges and the advocates.

The 'Presentation Display' that is coming on the big screen if required, will also be made simultaneously visible on all the computer systems available in the courtroom. The judges can watch the display on the computer monitors installed in front of them on the dais. The advocates can watch the display either on the monitors installed near to them or on the big screen.

To achieve the objective of E-Courts concept, each courtroom will be equipped with enough computer systems. For example: there will be two Multi-media systems on the dais for the judges (one for each judge), two systems for the advocates and two systems for the court masters. In all there will be six computer systems in each E-court. In addition to these systems, the E-court room will also be equipped with Audio-visual equipment such as projector, Plasma screens etc. These IT based tools will provide a better way of presenting complex cases involving voluminous documents, which are often difficult to manage and present.

While passing orders the judges can directly dictate to the computer systems through voice dictation software such as 'Dragon Naturally Speaking' or 'Via-voice' dictation software. As the technology of any dictation Software is not highly developed, the dictated order will have to be edited by the Court Masters sitting in the Courtrooms. This will be possible only when all the computer systems in the courtroom are interconnected. This interconnection will enable the court masters to access the orders dictated by the judges on their computer systems.



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