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Report No. 127

Appendix I

Questionnaire

1. The annual reports of Judicial administration for the last five years.

2. What are the total annual receipts of the court during the last ten years on account of:

(a) Court fee;

(b) Fines.

3. What is the break up of the annual budget of the High Courts and Courts subordinate to it in terms of the salary of the judges, salary of the administrative staff, office expenses, etc. during the last ten years and the actual expenditure under various heads during the said period?

4. Do the presiding officers have any financial powers?

(i) If yes, to what extent?

(ii) If no, through how many levels/channels the requisition has to pass to obtain the requisite sanction?

5. What is the prescribed present staff strength in the High Courts and courts subordinate to it (Information may be supplied separately in respect of courts at each level)?

6. To keep abreast with the increasing workload of the courts:

(i) On what basis is the need for staff expansion considered? Is there any scientific formula for determining the staff requirement at each level of the judiciary (officers, establishment and ministerial)?

(ii) Is any thought given to the need for the additional accommodation for the courts. Are the future needs and expansions kept in mind while submitting the proposals?

(iii) How are the court record maintained? Has any modern technology been introduced to aid and assist the staff?

(iv) What are the norms, if any, being adopted for the creation of a new court at a particular station?

7. The Eighth Finance Commission had recommended for providing additional court buildings, additional amenities for the present court buildings and additional quarters for presiding officers for upgradation of Judicial administration in various States. How far have these recommendations been implemented?

8. What in the total number of subordinate courts in the State and how many such courts are functioning in rented buildings?

9. How many High Court Judges and subordinate Judicial officers have not been provided with residential accommodation? What is the percentage of such Judges/subordinate Judicial Officers vis-a-vis the total strength?

10. What are the financial powers of the Chief Justice?



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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