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Fast Track Courts (FTCs) are set up by the State Governments in consultation with the concerned High Courts. The 11th Finance Commission had recommended a scheme for creation of 1734 FTCs in the country for disposal of long pending cases. The scheme that was started as per recommendation of 11th Finance Commission remained operative till 2011.

Initially for a period of five years up to 2004-05 was extended for a period of five more years and thereafter another 1 year till 2010-11 and then it was discontinued. 33 lakhs (Approx) pending cases got disposed by FTCs during the period. A grant of Rs.870 crore was provided to the States for FTCs during the period of eleven years from 2000-2001 to 2010-2011.

In its judgment dated 19.04.2012 in Brij Mohan LalVs Union of India & Others case, the Supreme Court directed the States that they need to decide either to bring the FTCs scheme to an end or to continue the same as a permanent feature in the State.

The 14th the Finance Commission has endorsed the proposal of the Union Government for strengthening of the judicial sector at a cost of Rs.9749.00 crore which included establishment of 1800 FTCs for a period of five years for cases of heinous crimes; cases involving senior citizens, women, children etc at a cost of Rs.4144.00 crore and urged the State Governments to use the additional fiscal space provided by the Commission in the tax devolution to meet such requirements. Quite a few States have discontinued the Scheme of FTCs. In such States cases are being tried in regular courts. Presently 921 FTCs are functional in 23 States/UT in which 908580 cases are pending (June 2021). Total 33.36 lakhs (approx) pending cases have been disposed by FTCs during the period 2014 to 2020.

STATUS OF STATE WISE FAST TRACK COURTS (AS ON 30.6.2021)

S.NO.

NAME OF THE STATES/UTS

No. Of Court Functional as on June-2021

Number of Cases at the beginning of June- 2021

Number of Cases registered as on June-2021

NO. OF CASES

disposed as on June-

2021

No. Of Cases pending as on June-2021

1

*Andhra Pradesh,

Amravati

21

6074

105

26

6153

2

Assam

15

8744

384

279

8849

3

Arunachal Pradesh

0

0

0

0

0

4

Mizoram

2

201

22

24

199

5

*Nagaland

1

28

3

1

30

6

Bihar

0

0

0

0

0

7

Chhattisgarh

23

6829

430

321

6938

8

Delhi

11

3672

14

3

3683

9

Goa

3

157

13770

11934

1993

10

Maharashtra

112

163112

47952

51492

159572

11

Gujarat

35

5682

177

72

5787

12

Haryana

6

724

7

0

731

13

Punjab

7

431

6

2

435

14

Chandigarh

0

0

0

0

0

15

Himachal

Pradesh

0

0

0

0

0

16

Jammu &

Kashmir

8

2293

53

36

2310

17

Jharkhand

40

5723

123

20

5826

18

Karnataka

16

3346

149

24

3471

19

Kerala

28

6481

224

49

6656

20

Lakshadweep

0

0

0

0

0

21

Madhya Pradesh

0

0

0

0

0

22

Manipur

6

435

0

0

435

23

Meghalaya

0

0

0

0

0

24

Odisha

0

0

0

0

0

25

Rajasthan

0

0

0

0

0

26

Sikkim

2

20

1

0

21

27

Tamil Nadu

74

94389

213

53

94549

28

Puducherry

0

0

0

0

0

29

Tripura

11

1560

25

3

1582

30

Uttar Pradesh

374

509547

20955

3512

526990

31

Uttarakhand

4

664

5

12

657

32

West Bengal

88

58955

767

291

59431

33

Andaman Nicobar

0

0

0

0

0

34

Teleangana

34

12200

416

334

12282

35

Diu & Daman

0

0

0

0

0

36

Dadra & Nagar Haveli

0

0

0

0

0

37

Ladakh

0

0

0

0

0

 

Total

921

891267

85801

68488

908580

 

Andhra Pradesh and Nagaland data updated up to 30.09.2020

 

Data of Ladakh and Andman Nicobar is still awaited.

 

FAST TRACK SPECIAL COURTS (FTSCs) FOR RAPE AND POCSO ACT CASES

Disturbing incidents of rape and gang rape of minor girls below the age of twelve years and women below the age of sixteen years have shaken the conscience of the entire nation. The occurrence of such incidents and prolonged trials of convicts necessitated creating dedicated court machinery which could expedite trial and provide immediate relief to the victims. To bring more stringent provisions and expeditious trial and disposal of such cases, the Central Government has already enacted “The Criminal Law (Amendment) Act, 2018”. This led to the setting up of the FTSCs.

2. The Department of Justice is responsible for overlooking the setting up of FTSCs in terms of decision taken in Committee of Secretaries’ meeting held on 24th August 2018and making adequate financial provision for operation of the FTSCs as well as tracking the progress of case disposal. The FTSC Scheme was started to set up 1023 Fast Track Special Courts (FTSCs) for speedy disposal of rape and POCSO Act cases with effect from 2nd Oct 2019. The Scheme was for a period of one year spread over two Financial Years 2019-20 and 2020-21.

3. Each court comprises of 1 Judicial Officer and 7 Staff Members who can be hired on contractual basis. Out of total 31 States and UTs, 28 have joined this scheme (Arunachal Pradesh, West Bengal and A&N Island yet to join) for setting up of 842 identified FTSCs including 363 exclusive POCSO courts. As on 31.05.2021, 640 FTSCs including 338 exclusive POCSO Courts are functional in 26 States / UT (Goa and J&K are yet to operationalize FTSCs) which disposed 50,000 pending cases till May 2021. In FY 2019-20, Rs. 140 Cr and in FY 2020-21, Rs.160.00 Cr was released to States as Central Share from Nirbhaya Fund. Rs.39.83 Cr has been released to 5 States in FY 2021-22 till June, 2021.

4. For full implementation of the Scheme, this Department has created an online monitoring framework devised for monthly monitoring of case statistics. Video Conference meeting with the Registrar Generals of High Courts and State functionaries have been undertaken regularly.

5. Cabinet has approved continuation of the Scheme of FTSCs for two years i.e. up to March, 2023.

Status of FTSCs

As on June-2021

S.No.

States/UTs

FTSCs

Earmarked

Functional FTSCs

Cumulative Disposal of FTSCs

Pending Cases as on June-2021

1

Chhattisgarh

15

15

830

2631

2

Gujarat

35

35

1292

5689

3

Mizoram

3

3

7

136

4

Nagaland

1

1

35

47

5

Jharkhand

22

22

837

9061

6

Madhya

Pradesh

67

67

5005

913962

7

Manipur

2

2

1

188

8

Haryana

16

16

586

3811

9

Chandigarh

1

1

6

212

10

Rajasthan

45

45

2911

8503

11

Tamil Nadu

14

14

851

4522

12

Tripura

3

3

58

284

13

Uttar Pradesh

218

218

28834

69796

14

Uttarakhand

4

4

251

1320

15

Delhi

16

16

27

4115

16

Andhra

18

18

319

21373

 

Pradesh

    

17

Bihar*

54

45

973

12938

18

Assam

27

13

245

2266

19

Maharashtra

138

32

2729

7366

20

Himachal

Pradesh

6

3

111

931

21

Karnataka

31

16

910

3471

22

Kerala

56

28

1375

6656

23

Meghalaya

5

4

30

843

24

Odisha

45

15

607

6580

25

Punjab

12

3

702

662

26

Telangana

36

21

2145

3649

27

Goa

2

   

28

J&K

4

   

29

West Bengal

123

   

30

Andaman & Nicobar Islands

1

   

31

Arunachal

Pradesh

3

   
 

Total

1023

660

51677

1091012

For more information, please visit Websites : Fast Track Special Court, Fast Track Court