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Report No. 127

Chapter III

Court Facilities: Manpower and Material

3.1. Varied interests directly connected with court system, though keen to reform the judiciary, are so pre-occupied with changing law and procedure that they overlook one very important area which contributes largely to the delay in judicial proceedings and urgently needs reform, namely, the court facility itself, difficult working condition of the courts, organisational structure of the system, faulty distribution of judicial work, inadequate administrative staff, etc., all indicating insufficient resource allocation. Each aspect may be separately analysed.



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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