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    Virtual Courts

    Virtual Courts

    Virtual CourtsA novel concept of virtual courts has been introduced under the eCourts project to deal with petty traffic offence cases. Virtual Courts is a concept, aimed at eliminating the presence of litigant or lawyer in the court and for adjudication of cases on a virtual platform. The concept has been evolved in order to efficiently utilize court resources and to provide litigants with an effective avenue to settle petty disputes.

    Virtual Court can be administered by a Judge over a virtual electronic platform whose jurisdiction may extend to the entire State and function 24X7. Neither litigant nor Judge would have to physically visit a court for effective adjudication and resolution. Communication would only be in electronic form and sentencing and a further payment of fine or compensation would also be accomplished online. Thus, precious judicial time and manpower will be saved.

    As of 03.03.2022, there are 17 such courts in 13 States / UTs viz. Delhi (2), Haryana, Tamil Nadu, Karnataka, Kerala (2), Maharashtra (2), Assam, Chhattisgarh, Jammu and Kashmir (2), Uttar Pradesh, Odisha, Meghalaya and Himachal Pradesh.

    Facility is provided for Litigants to file the plaint electronically through e-Filing and pay the Court Fees or Fine online through pay.ecourts.gov.in. Litigant can view the status of the case also online through various channels created for service delivery hence the entire exercise can be done sitting at home. Over 1.32 crore cases have been handled by 17 virtual courts and in more than 22 lakhs cases online fine of more than Rs. 229 crore has been realised till 03.03.2022.

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    For more information, please visit Virtual Court | Home (vcourts.gov.in)

    All information updated as on 30.03.2022