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Report No. 117

I. Civil

(a) Daily cause list.

(b) Calling out of cases, and the situation arising on the lawyers or the party not attending; control of court proceedings.

(c) Issue of notices and scrutiny of service reports and the orders and procedure for ex parts proceedings.

(d) Court decorum and ethics.

(e) Examination of parties before issues under Order X, CPC.

(f) Framing of issues.

(g) Maintenance of diary and fixing dates for evidence.

(h) Recording of evidence and problems arising therein.

(i) Questions of relevancy and admissibility and dealing with objections re: want of stamp and registration of document.

(j) Closing of evidence.

(k) Arguments.

(1) Cutting down of delays : preventing abuse or misuse of procedural laws.

(m) Delivery of judgements.

(n) Court registers-their maintenance and scrutiny.

(o) Functioning of revenue department, police department and other government department.



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