Disputes cannot be settled by Bar Associations after Resorting To Strikes

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Allahabad High Court

The Bar Associations of Allahabad and Oudh called off strikes on account of a suo moto direction issued by the Allahabad High Court to establish Education Tribunal at Lucknow instead of Allahabad. 

Supreme Court criticizes Stike call by Bar Associations

The Supreme Court had criticized the call for strikes made by Bar Associations of Allahabad and Oudh observing that they are “not supposed to settle their demands by resorting to strikes which may lead to nothing but delaying the justice to litigants”. The Supreme Court observed that

“We request both the Bar Associations not to indulge in the strike at all as the courts are meant for delivering justice, the doors of which cannot be shut down to the litigants whose life, liberty and property are in danger. Lawyers have the duty not only to the system, but also to the society and the country. They belong to a noble profession which has a high respect in the society and that is why, lawyers form different respectable class of society. We expect that good sense will prevail in both the Bar Associations and they are not supposed to settle their demands by resorting to strikes which may lead to nothing but delaying the justice to the litigants.”, observed the bench of Justices Arun Mishra and M R Shah.

Lawyers have the duty not only to the system, but also to the society and the country, added the Court, after referring to the huge arrears of cases in UP. 

“There are already approximately 10 lakh matters pending in the High Court of Judicature at Allahabad. That is why, more responsibility lies on the Office Bearers of both the Bar Associations to behave in a more responsible manner and to ensure that the Courts are not closed even for a day and work is continuously done there, otherwise the day is not away when some devise will have to be worked out how the arrears can be reduced and speedy justice can be rendered to the litigants.” 

“If the Bar Associations resort to strike in this method and manner, this Court keeps the options open to take up the matter on the judicial side and to deal with it in accordance with law.”, cautioned the SC.