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Report No. 188

Orders & Judgments on Internet

After the enactment of the Information and Technology Act, 2000, digital signatures are valid. It needs to be ensured that Certified copies are issued to the litigants on Internet under the court's Digital Signature Certificates. This will immensely help the litigant public in obtaining Certified copies with out physically coming to the Court. Visual presentation of the functioning of E-Courts in other countries will enable lawyers, Judges and Court staff to easily understand the new E-Court procedures and systems.



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