e-Courts

Page Type

The e-Courts scheme aims ICT enablement of the lower courts across the country in their functioning. The project envisages deployment of hardware, software and networking to assist district and taluka courts in streamlining their day to day functioning. Key functions such as case filing, allocation, registration, case workflow, orders and judgments will be IT-enabled. Causelists, Case status, orders, judgments will be available on the web and made accessible to litigants, advocates, and general public. The project aims to build a national grid of key judicial information available 24 X 7 in a reliable and secure manner.

 

CITIZEN CENTRIC SERVICES OF e-COURTS

 

Sno.

e-Court Services

1

Filing of cases.

2

Scrunity check of cases.

3

Issue of check slips.

4

Registration of cases.

5

Filing of applications.

6

copies of judgment of LAN and Web.

7

Generation of statements and reports.

8

Caveat checking

9

Generation of automatic cause lists on LAN & Web.

10

Case status on LAN & Web

11

Online generation of daily

orders

12

Website for each court

13

SMS Services Advocates and

litigants

 

 

PROJECT RELATED DOCUMENTS OF e-COURTS

 

 1. NATIONAL ACTION PLAN 2005

 2. POLICY ACTION PLAN PHASEII

 3. GOVT. SANCTION ORDER PHASEII

 

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