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CMCJ Conference

The Joint Conference of Chief Minister of States and Chief Justice of High Courts is generally held every two years 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:

  1. Hon’ble Chief Ministers of States and Administrators/ Lieutenant Governors of Union Territories
  2. Hon’ble Chief Justices of High Courts
  3. 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:

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

3. After the last Joint Conference, new developments have taken place. Emerging issues of the Department have been deliberated for Agenda Items to be considered for the next meeting which are as follows:

  1. Measures to reduce pendency in High Courts and Subordinate Courts
  2. National Judicial Data Grid (NJDG) for Monitoring of Pendency
  3. Progress made in Development of the Infrastructure of Subordinate Courts
  4. Gram Nyayalayas
  5. Establishment of dedicated Commercial Courts to improve performance of Enforcing Contracts Indicator under Ease of Doing Business ranking of the World Bank.
  6. Strengthening Legal Aid in India
  7. Establishment of Fast Track Courts (FTC)
  8. Setting up Fast Track Special Court (FTSC)
  9. Adoption of e payment of court fees
  10. Adoption of e filing
  11. Setting up of e Sewakendras at all locations
  12. Establishment of Virtual Courts
  13. Dedicated central video conferencing infrastructure for courts
  14. Live streaming of virtual hearings
  15. Establishment of Justice Clocks
  16. WAN connectivity at all Courts