Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused  ||  SC: No Direction to ECI to Publish Info. Regarding Disclosure of Final Data of Voter Turnout  ||  BCI Issues Circular Regarding Implementation of Set of Reforms in Legal Education  ||  SC: Can’t Treat Prosecution’s Version as Gospel Truth in POCSO Cases  ||  Supreme Court: Bail Matters Should Rest and End With High Courts  ||  MP HC: Can Allow Filing of WS Beyond Limitation Period if Exceptional Circumstances are Made Out  ||  ChatGPT Used by Manipur High Court for Research to Pass Order  ||  All. HC: Cost Imposed on Party for Filing False Affidavit Before Authority to Grab Widow’s Property  ||  SC: Can’t Set Aside Conviction if Statement of Accused Not Used for Evidence While Cross-Examination  ||  Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation    

SC to HCs: Ensure Digitization of District Court Records for Smooth Functioning of Judicial Process - (26 Apr 2023)

CIVIL

Supreme Court while observing that the technology in the present time become increasingly enmeshed with systems of dispute resolution and adjudication, has issued directions to all the High Courts for ensuring digitalization of lower court records.

Tags : SUPREME COURT   DIGITIZATION   DISTRICT COURT RECORDS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved