High courts to report their judgments to Supreme Court

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HL Dattu, Chief Justice of India, in an effort to assess the judgments made by High Courts, has ordered the courts to file details of verdicts they make to the Supreme Court. This move is going to be assessing the quality of the verdicts which is made by high courts and is an initiative first of its kind.

Until now courts have only been known to send statistics related to case disposal to the apex court.

Dattu mentioned in his letter that the decision has been taken ‘In order to ascertain quantitative as well as qualitative disposal of cases by hon’ble chief justice/hon’ble judges of high court, you are requested to provide’ delivered judgments, reported the Economic Times. As the data sent is currently restricted to numbers, the system will be tweaked to understand the quality and quantity of judgments being made. The letter has also sought the resumes of chief justices and judges in a format specified “as per (the) annexure”.

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CJI mentioned in his letter, that, “As you are aware… information and statistics secretariat of the Supreme Court of India collects and compiles various judicial statistics including the data pertaining to institution, disposal and pendency of civil and criminal cases in high courts and subordinate courts under their jurisdiction.” he wrote.

Lawyers are not certain whether a panel will be set up for the purpose or not as the letter does not specify the mechanism in which the decision is to work on.