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SMS Services for Advocates and Litigants.

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         SMS Services for Advocates and Litigants.

 

"System generated, information about the cases such as date of hearing, adjournment etc., are being given through SMS through Mobile telephones to the Advocates as well as litigants about their cases pending in the Courts situated at 10 headquarters of the Civil and Sessions Divisions in H.P, excluding Shimla. However, in absence of registration of mobile numbers by the Advocates as well as litigants on the CIS 1.0 version being used in such Courts as an Operating System, the vast utility of such SMS services is not being passed on to the Advocates as well as litigants. Therefore, all the Advocates practicing in Courts Subordinate to the High Court of H.P. and the litigants who have pending litigation in such Courts and who are likely to file any case in such Courts, are requested to get their Mobile numbers registered on the CIS 1.0 version of the respective Court being used in the H.P. Judiciary, so that they can draw the fruits of the SMS services being triggered for their benefits".