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Report No. 189

(c) Empirical Evidence that the Judiciary earns more than it spends

A study of the budgets and working of the Supreme Court and the Allahabad High Court in 1984 revealed some interesting facts (Litigation Explosion in India prepared by Dr.Rajeev Dhavan, published by the Indian Law Institute). The figures for the years 1957 to 1977 (Table III at pages 67-68) showed that the Supreme Court invariably spent less than the sum it received under the head `grant allocated' and `other receipts'. The amount collected as court fee virtually remained unspent.

As regards the judiciary in Uttar Pradesh (including the Allahabad High Court) (Table VI at p. 113), the figures for the years 1961-62 to 1978-79) showed that the income earned by the courts (from judicial stamps and fees on writs, vakalatnama etc.) was always in excess of what was spent on them thus leaving a substantial surplus in each year. Dr.Dhavan who prepared the text comments (at p.112): "The judiciary is India's best nationalized industry. As a whole it earns more than it spends. In that sense, it can also be described as the `least expensive branch'."



Revision of Court Fees Structure Back




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