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eCourts Mission Mode Project

1. What is the eCourts project?

The  eCourts  Integrated  Mission  Mode  Project  is  one  of  the  National  e- Governance projects being implemented in District and Subordinate Courts of the Country since 2007. The project is aimed at providing the necessary hardware and software application to enable courts to deliver e-services, and the judiciary to be able to monitor and manage the functioning of courts.

2. What are the objectives of eCourts project?

The  objective  of  the  eCourts  project  is  to  provide  designated  services  to litigants, lawyers and the judiciary by universal computerisation of district and subordinate courts in the country and enhancement of ICT enablement of the justice system.

3. What are the achievements of the Project, so far?

The progress of the project is as below:

  1. As on 30th  September, 2015, 13,672 (93%) of the targeted 14,249 courts in Phase I of the Project have been computerised.
  2. Laptops have been provided to 14,309 Judicial officers.
  3. The e-Courts portal has become operational (http://www.ecourts.gov.in).
  4. Currently litigants can access case status information in respect of over 5.49 crore pending, decided cases and more than 1.75 crore orders/judgments pertaining to district and subordinate courts.
  5. Over 14,000 Judicial Officers have been trained in the use of UBUNTU-Linux OS and more than 4000 court staff have been trained in Case Information System (CIS) as System Administrators.
  6. Video   Conferencing   is   being   implemented   in   five   hundred   courts   and corresponding jails.
  7. ICT infrastructure of the Supreme Court and High Court has been upgraded.
  8. National Judicial Data Grid  (NJDG) has been opened for access to general public.
  9. Phase II of the project has been approved and is under implementation.

4.  What are the upcoming activities under the project?

Phase II of the project has been approved and is under implementation. The targets to be achieved under the eCourts Project Phase II are as follows:

  1. Computerisation of around 5751 new courts
  2. Enhanced ICT enablement of existing 14,249 computerised courts with additional hardware.
  3. Connecting all courts in the country to the NJDG through WAN and additional redundant connectivity, equipped for eventual integration with the proposed interoperable criminal justice system (ICJS).
  4. Citizen centric facilities such as Centralised Filing Centres and touch screen based Kiosks in each Court Complex.
  5. Installation of Video Conferencing facility at remaining Court Complexes and jails.
  6. Computerisation of SJAs, DLSAs and TLSCs.
  7. Creating a  robust  Court  Management  System  through  digitisation,  document management, Judicial Knowledge Management and learning tools management.
  8. Installation of Cloud network and solar energy resource at Court Complexes.
  9. Facilitating improved performance of courts through change management and process re-engineering as well as improvement in process servicing through hand-held devices.
  10. Enhanced  ICT  enablement  through  e-filing,  e-Payment  and  use  of  mobile applications.
  11. Citizen centric service delivery.

5. Is eCourts project a part of digital India programme of the Prime Minister?

In  line  with  the  Digital  India  Programme  of  the  Government  of  India  which emphasizes on Citizen centric services, this project would also focus on Digital Infrastructure as a core utility to every citizen providing Governance and Services on demand eventually making the citizens digitally empowered.