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Report No. 127

Lawyers

5.22. It has been succinctly established hereinbefore that administration of justice is a service for the benefit of the consumers of justice. Litigants are the consumers of justice who, in form of payment of court fees, pay for the service obtained from the court system. It is, however, a riddle wrapped in enigma that the lawyer's who make a living through courts do not contribute anything for the upkeep and maintenance of courts without which their profession would lack humidification. An analogy may be sought from the case of home visiting doctors who are not employees of the hospital but they give a certain fee to the hospital for using hospital facility. Lawyers pay to the Bar Council for their enrolment and nothing to the court. Therefore, it is time to devise a method by which the lawyer should also contribute a proportion of their income for upkeep of administration of justice apart from the income-tax that they may or may not be paying.



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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