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Complaints / Grievances

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                                     THE HIGH COURT OF KERALA
No.D3-­91499/2014                                                                 Kochi – 682031
                                                                                                   Dated – 15/10/2014
                                         OFFICIAL MEMORANDUM
 
Sub:­ Complaints against members of Subordinate Judiciary ­ Guidelines on
          procedure to be followed by the  High Courts – instructions from the
          Honourable The Chief Justice of India – Regarding.
Ref:­   Letter D.O.No.CJI/CC/Comp/2014/1405 from the Honourable Chief
          Justice of India dated 03/10/2014.
 
­­­­­­­
          The   Honourable   The   Chief   Justice   of   India   has   expressed  
concern about large   number   of   complaints   being   received   in   the
High   Courts against   the members of Subordinate Judiciary.   In this
context, His Lordship has issued the following   guidelines   to   be   followed  
by   all   the   High   Courts   for the   sake   of uniformity in procedure while
dealing with such complaints viz:­
 
A.  The complaint making allegations against members of the Subordinate 
      Judiciary in the States should not be entertained and no action should 
      be  taken thereon, unless it is accompanied by a duly sworn Affidavit 
      and verifiable material to substantiate the allegations made therein.
 
B.  If action on such complaint meeting the above requirement is deemed 
      necessary authenticity of the complaint should be duly ascertained and 
      further steps thereon should be taken only after satisfaction of the 
      competent authority designated by The Chief Justice of the High Court.
 
C.  If the above requirements are not complied with, the complaint should be  
      filed/lodged without taking any steps thereon.
 
       With a view to give vide publicity to the above guidelines, the Honourable
the Chief Justice of India has deemed it appropriate to circulate the same to
all the Subordinate Courts. 
      Hence, all the District Judges, the Chief Judicial Magistrate of the State
are directed   to   circulate   the   above   guidelines   to   all   the   Judicial  
Officers   and   Bar Associations   and   exhibit   the   same   in   the   notice  
boards   in   their   district   for information.
                                                                         (By Order)
 
                                                                                   Sd/­-
                                                            Registrar (Subordinate Judiciary)