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Report No. 117

Regional Academy

The foundation course outlined above must be followed by a course of training at the State level for a period of at least two to three months so that the trainee Judge should acquire sufficient familiarity with local laws and legal practices as also with the local socio-economic conditions and local problems and difficulties. This can be done best by setting up in the first instance regional academies and subsequently State academies, but since the setting up of regional academies and State academies may take some time and moreover it would require a large outlay of expenditure, it is suggested that there should be a core visiting faculty provided by National Academy which can visit every State capital for giving legal training to the trainee Judges after the foundation course. This faculty can be assisted by local faculty provided by the State Government.

This may require additional teaching staff at the National Academy but it would be worthwhile to have more staff at the National Academy for providing the visiting faculty than to immediately set up regional and State Academies. The ultimate goal should however be that every State should set up a State-level Academy for providing training to trainee Judges following upon the foundation course. It would be useful for the trainee Judges who are entrants to watch the conduct of cases in the concerned High Court for about a week after the completion of the foundation course consisting of theoretical, and practical training, mentioned above, so that they may imbibe the judicial culture, broaden the horizon of their knowledge and acquire familiarity with the judicial process.



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