Delhi High Court asks for infrastructure for judges

 Delhi High Court has told the government and other agencies to make way for judicial officers in the nation’s capital, New Delhi. The court has ordered the centre and agencies to provide more court space and infrastructure for officers of the court.

In response to a PIL, advocate R K Kapoor, asking for directions for filling up of existing vacancies and creation of additional infrastructure for Delhi Judicial Service (DJS), the bench made the observation.

A bench consisting of Justices S Ravindra Bhat and Vipin Sanghi excerpted that, “Why should we confine it to you (the petitioner). It is a matter of great concern. Land/infrastructure needs to be made available for court space, which the government can do.”

“It is not only our job. The government and its agencies should also think over it,” the court said as per the Business Standard.

“The respondents…After due inter se consultations with DDA shall intimate to this court the availability of additional land to ensure creation of infrastructure in the vicinity of the existing court complexes, having regard to the sanction accorded for the creation of additional posts in the cadre of DJS and the Delhi Higher Judicial Service (DHJS),” the bench said.

The concerned officials of Delhi government, DDA, PWD, MCD and land department are expected to file a status report by December 17, 2014 which will be inclusive of the progress of approvals like funding, construction and identification of land.

Adv Kapoor had filed the PIL seeking direction to the Registrar of the Delhi High Court to “notify/advertise” all the existing vacancies as were existing on February 18 for recruitment to DJS.

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