E-Courts Project: E-Filing Software for District and High Courts Launched

0
1006

December 08, 2017

The eCommittee, of the Supreme Court of India in association with the Department of Justice held a two day National Conference in which all the Central Project Coordinators of various High Courts connected with the ongoing National eCourts Project along with eCommittee Members, and many other senior Judicial officers. The Conference was chaired by Supreme Court Judge Madan B. Lokur the Judge-In-Charge of eCommittee and co-Chaired by Dr. Alok Srivastava, Secretary DoJ. The Conference focused on the progress, sharing of best practices, experiences, important issues and emerging challenges under the Project.

Advertisement

The eCourts Mission Mode Project is a national eGovernance project for ICT (Information and Technology) enablement of district and subordinate Courts of the country.

Some of the core objectives of the E-Court Project are:

  • To make whole judicial system ICT enabled by putting in place adequate and modern hardware and connectivity;
  • Automation of workflow management in all courts, electronic movement of records from taluka/trial to appeal courts;
  • Installation of video conferencing (VC) facility and recording of witness through Video Conferencing;
  • Connecting all courts in the country to the National Judicial Data Grid (NJDG) through WAN and additional redundant connectivity;
  • Citizen centric facilities such as electronic filing, e-payment and use of mobile applications in all courts; touch screen based kiosks in each court complex, full computerization of State and district level judicial and service academies and centers.
  • The Projects aims at computerization of all the courts and full Installation and use of Video Conferencing facility at 3000 Court Complexes and 1150 prisons;

E-Filing Facility Launched– E-Filing software developed by e-Committee for district courts and High Courts was also launched during the Conference. The E-Filing software has the facility to e-sign uploaded documents. Through e-Filing software, registered advocates and registered parties or persons would be able to file their cases in the District courts.

The E-Courts Project was launched in the year 2005. The Project aims at digitization of judicial activities and streamlining day-to-day activities of judicial administration of Courts.

Read here about E-Courts.