AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 78

VII. Avoidance of Delay

1.27. Importance of avoiding delay.-

We shall, in due course, make our recommendations as to the measures that could be adopted to reduce the number of under-trial prisoners in each of the categories mentioned above.1 But we would, at this stage, like to emphasise the importance of one factor which is common to all these categories the need to reduce the delay in the disposal of cases. We have, in an earlier Report, already made our recommendations2 for reducing arrears and delay in the disposal of cases in trial courts. We shall later in this Report3 mention a few important aspects of delay which have a vital bearing on the problem with which this Report is concerned.

At this stage, we would like to reiterate the need for implementing our recommendations already made in that Report, which should go a long way in reducing the duration of detention. Later in this Report4, we shall deal in detail with a few important aspects of delay having a vital bearing on the problem dealt with in the present Report. At this stage, we would merely like to reiterate the need for implementing the recommendations made by us in the earlier Report on delay and arrears in trial courts.

1. Para. 1.26, supra.

2. Law Commission of India, 77th Report (Delay and Arrears in Trial Courts).

3. Chapter 3, infra.

4. Chapter 3, infra.



Congestion of under trial Prisoners in Jails Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys