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Report No. 127

Court Records

3.40. The court records are maintained according to the rules framed by each High Court. Generally, the records are placed in files. The files are given numbers and then stored in steel almirahs or most often racks. There is a provision for maintaining some part of records for a certain duration and some have to be maintained permanently. This method of storage takes a lot of space which itself is scarce. Law Commission has received information from some courts that for want of storage space, the files and bastas containing the court records are lying on the floors. The files are maintained with loose sheets which can be tinkered with very easily. Thus, this method of storage not only exposes the records to mutilation by insects and pests but also to tampering. No court in India has introduced any modern technology for storing court records.1

1. See Appendix IV, Q. 6(iii).

3.41. Courts of the last quarter of the 20th century require modern record systems, efficient procedures for storing and undertaking and retrieving information from these records. It should have built in controls to ensure confidentiality, privacy and security of the data being maintained. It should have a conscious policy of retention and disposal.1

1. D. Miller, C. Baar Judicial Administration in Canada, Chapter 10, p. 236.



Resource Allocation for Infra-structural Services in Judicial Administration - A Continuum of the Report on Manpower Planning in Judiciary: A Blueprint Back




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