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Report No. 125

Second Decade (1961-70)

2.10. During this period, the situation took a turn for the worse half-way through the decade. In the first four years of the decade, the disposal of final hearing matters exceeded the institution making a dent in the arrears but from 1965 onward, the situation, considerably worsened. The arrears took quantum jump in the year 1967. Presumably, that was the decade in which the cases of L.C. Golaknath v. State of Punjab AIR 1967 SC 1643 and R.C. Cooper v. Union of India AIR 1970 SC 564. were heard by a Bench of 11 Judges in each case leaving few Judges to deal with other work. The arrears multiplied by two and a half times. This would be revealed by the tabulated infprmation. (See Table IV in Appendix I and Graphs V and VI in Appendix II).

2.11. Similarly, during this very period, the institution of petitions for special leave rose by two and a half times as would be manifest from the Table (See Table V in Appendix I). This is graphically described in Graph VII, Appendix II.

2.12. Institution of writ petitions also simultaneously increased. It may be recalled that at the commencement of this decade, in the year 1960, the Judge strength was revised from 10 to 13, excluding the Chief Justice. The impact of the additional available Judge strength in the matter of disposal was felt in the years 1961, 1962 and 1963 but thereafter the Court could not cope with the institution.



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