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    CMCJ Conference

    The Joint Conference of Chief Minister of States and Chief Justice of High Courts is held  for effective coordination of efforts towards providing speedy justice to citizens of the country. During the day-long Conference, the Executive and the Judiciary discuss ways to find common ground for synergizing efforts towards this end. The Conference is traditionally inaugurated and addressed by the Hon’ble Prime Minister of India. Hon’ble Chief Justice of India and Hon’ble Minister of Law & Justice also address the Conference. This is followed by deliberations on the Agenda. The Joint Conference has usually the following invitees:

    • Hon’ble Chief Ministers of States and Administrators/ Lieutenant Governors of Union Territories
    • Hon’ble Chief Justices of High Courts
    • Two senior-most Supreme Court Judges

    2. The last CM and CJ Conference was held on 24th April, 2016 wherein the main subjects that were discussed, are as under:

    • Infrastructure of Subordinate Courts
    • National Mission for Judicial
    • Performance of Morning/Evening and Holiday Courts
    • Conditions of Jails with particular reference to under trial prisoners
    • Implementation of Information and Communication Technology
    • Strengthening the Legal-Aid Programmes
    • Strengthening of Juvenile Justice System
    • Utilization of grants sanctioned by the 14th Finance Commissions under different Heads, a strategy
    • Review of Quality Legal Education Programmes in the States
    • Post-Retirement benefits to Judges
    • Model Courts and the Establishment of Commercial Courts, Commercial Division and Commercial Appellate Division High Courts
    • Filling up vacancies in the High Courts.