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

Report No. 78

3.2. Group of recommendations.-

Broadly speaking, the recommendations made in that Report can be classified into the following groups:-

(a) recommendations for strengthening the subordinate judiciary both in point of number and in point of its efficiency;

(b) recommendations for improving the machinery and equipment of trial courts;

(c) recommendations stressing the need to pay adequate attention to certain existing procedural provisions and administrative aspects, in order to avoid delay;

(d) recommendations for amending the procedural law in order to streamline the functioning of criminal courts.



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