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Justice-II

Question:-  (a) whether the court proceedings/ judgments are available on the website of respective courts.

(b) whether suggestions have been received from various quarters to introduce audio-video recordings of courts' proceedings.

Answer:  Status of cases and copies of judgments are available on the websites   of   the   respective   District   and   Subordinate   Court Complexes in respect of all courts which have been computerised. This information has also been linked to the national e-Courts portal (http://www.ecourts.gov.in). Currently, litigants can access case status  information  in  respect  of  over  5.49  crore  pending  and decided cases and approximately 1.75 crore orders/ judgments in more than 13,000 district and subordinate courts in the country.

The Government has been receiving suggestions for the implementation of audio-video recording of court proceedings. The issue has also been discussed in the meetings of Advisory Council of National Mission for Justice Delivery and Legal Reforms. In the meeting of eCommittee of the Supreme Court of India held on 8th January, 2014,   Hon’ble   the   Chief   Justice   of   India   advised deferment of audio-video recording of court proceedings as this would require consultations with Hon’ble Judges of Supreme Court and High Courts.

Question:-  whether Government proposes to constitute more Fast Track Courts (FTCs) for speedy disposal of cases

Answer:- Setting up of subordinate courts including Fast Track Courts (FTCs) is the responsibility of the State Governments. In the Conference of Chief Ministers and Chief Justices held in New Delhi on 7th April, 2013, it was resolved that the State Governments shall, in  consultation  with  the  Chief  Justices  of  the  respective  High Courts, take necessary steps to establish suitable number of FTCs

Questions: whether the Government proposes to set up Family Courts in districts with a population of one million or more

Answer:  As per the Family Courts Act, 1984, Family Courts are established by the State Governments in consultation with the respective High Court as per their need.  Section 3(1) of the Act is reproduced below:

(3) Establishment of Family Courts:- (1) For the purpose of exercising the jurisdiction and powers conferred on a Family Court by this Act, the State Government, after consultation with the High Court, and by notification:-

  1. shall, as soon as may be after commencement of this Act, establish for every area in the State comprising a city or town whose population exceeds one million; a Family Court;
  2. may  establish  Family Courts for  such  other  areas  in  the State as it may deem necessary.

As  on  30.9.2015,  432  Family  Courts  have  been  established  in  the country.

Government sent a proposal to the 14th Finance Commission for funding setting up of Family Courts so as to provide for at least one Family Court in each district in the country.    The number of Family Courts required to be established in a State was arrived at so as to provide for, on an average, at least one Family Court in each district in that State or the number of districts without Family Courts reported by the respective High Court, whichever was higher. The Finance Commission endorsed the proposal to strengthen the judicial system in States which includes, inter- alia, establishing Family Courts   The State Governments are urged to use the additional fiscal space provide by the Commission in the tax devolution to meet such requirement

Question: Whether Department of Justice has framed Citizens’/Clients’ Charter

Answer:  Yes. This has been uploaded on the Website of Department of Justice.