Study of judicial reforms & assessment statistics

This is a new plan scheme which commenced in 2008-09 to, inter alia, meet the requirement of the Task Force on Judicial Impact Assessment, constituted by Government, to assess the feasibility of Judicial Impact Assessment and the projects commissioned by it. The said Task Force has since submitted its report. The same has been forwarded to the State Govts and High Courts for their comments and further action by the Department shall be taken upon receipt of their replies.

 

2. The scheme proposes to:

  1. Facilitate the study of the feasibility of Judicial Impact Assessment in India
  2. Develop a training programme and implement a pilot project for training advocates and judicial officers for grooming them as mediators for Mediation and Conciliation.
  3. Make assessment of the steps taken by Government for infrastructure development and court system modernisation.
  4. Study and assess the best practice adopted by different High Courts in the country
  5. Study and assess the strength and weakness of the existing system in justice delivery.
  6.  Developing benchmarks for assessing judicial productivity and cost effectiveness
  7. Support holding annual conferences of chief Ministers of all States and Chief Justices of all High Courts for review of progress and directions for further action.
  8. Commission studies by reputed Law Universities and Judicial Academies on area of opportunities for improvement through judicial reforms.
  9. Provide support for the operationalization of Gram Nyayalaya Act in the States.

     

3. The objectives of Scheme are:

  1. Facilitate reduction of pendency and backlog of cases in the Courts
  2. Making the justice delivery system affordable, accessible, cost effective and transparent; and
  3. Enhancing judicial productivity both quantitatively and qualitatively.

     

4. The Department of Justice has organized Regional conferences of the State Governments and the High Courts on various aspects of the judicial reforms including 13th Finance Commission grants at Guwahati, Kolkata, Chennai, Goa and New Delhi.  Two Studies have been approved under this Scheme so far.

 

5. The scheme has been included in the Eleventh Five Year Plan at an outlay of Rs. 22.62 crore. The Scheme has been appraised by the Standing Finance Committee of the Department and approved by Minister of Law & Justice.

 

6. An expenditure of Rs. 1.71 crore has been made under the scheme till 2010-11.  The plan outlay for the scheme for 2011-12 is Rs. 2.53 crore.

Updated Since: 01/07/2011