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GOVERNMENT OF INDIA
MINISTRY OF LAW AND JUSTICE
LOK SABHA
UNSTARRED QUESTION NO: 1816
ANSWERED ON:  07.03.2013
FAST TRACK COURT
PASHUPATI NATH SINGH
SYED SHAHNAWAZ HUSSAIN
ASADUDDIN OWAISI
E.G. SUGAVANAM
FEROZE VARUN GANDHI
VIJAY BAHADUR SINGH
SURESH KUMAR SHETKAR
MODUGULA VENUGOPALA REDDY
Will the Minister of



LAW AND JUSTICE be pleased to state:-




(a) The extent to which the Fast Track Courts helped for rapid justice delivery in the country including the details of fast track courts that were functioning in various States/UTs and the number of cases disposed off and the number of cases pending in those courts, State/UT-wise;

(b) The total funds allocated for such courts during the period from 2009 to 2011, year and State/UT-wise;

(c) whether the Government had discontinued the fast track courts scheme since March, 2011:

(d) if so, the details thereof and the reasons therefor; and

(e) whether the Government proposes to reconsider its decision in this matter and if so, the details thereof and if not, the reasons therefor?


ANSWER


MINISTER OF LAW & JUSTICE (DR. ASHWANI KUMAR)

(a) Of the 38.98 lakh cases allotted to the Fast Track Courts 32.9 lakh cases were disposed off by them between 2000-2011. A Statement giving number of Fast Track Courts functioning, cases disposed off by them and number of cases pending State-wise, is at Annex-I.

(b) State-wise central grants released for fast track courts during the period 2009-2011 is at Annex-II.

(c)&(d) The creation of Fast Track Courts was supported by the 11th Finance Commission as a one- time measure to reduce the pendency of the Sessions cases. These were later continued by the Central Government for another 5 years uptil 31st March, 2010. It was extended for another year to ensure smooth transition. Central funding has not been given beyond 31.3.2011.

1192 Fast Track courts were reported functional as on 31.03.2011. There is no bar on State Governments to continue these courts from their own funds.

(e) In its Judgment in the case of Brij Mohan Lal and others versus Union of India and others given on 19.04.2012, Supreme Court has directed the States that they may decide to either bring the Fast Track Courts Scheme started in year 2000 following the Award of 11th Finance Commission, to an end or to continue the same on a permanent basis. The Court has also directed that 10% additional posts be created in the subordinate judiciary for which funding requirement would be provided by the Central and State Governments on a matching basis. The Central Government has decided to provide funds on a matching basis upto 31.03.2015 from the 13th Finance Commission Award, for salaries of additional positions of Judges created in the subordinate Judiciary. The State Governments and Chief Justices of High Courts have been requested that they may utilise these positions for creation of Fast Track Courts also.

Statement referred to in reply to part (a) of Lok Sabha Unstarred Question No. 1816 for 7/3/2012

Sl.  Name of the state	No. of FTCS		No. of cases	No. of cases
No.				functioning as 	disposed off	pending as on
				on 31/3/2011		as on		31/3/2011
							31/3/2011
  

1	2			3			4		5

1 Andhra Pradesh 108 199953 36975
2 Arunachal Pradesh 3 1660 2502 3 Assam 20 55811 16380 4 Bihar 179 159105 80173 5 Chhattisgarh 25 76575 18095 6 Goa 5 434296 103340 7 Gujarat# 61 4017 10799 8 Haryana ## 6 33590 476 9 Himachal Pradesh 9 33427 6699 10 Jharkhand 39 87789 22238 11 Karnataka # 87 184067 34335 12 Kerala 38 95367 13793 13 Madhya Pradesh ## 84 317363 43239 14 Maharashtra # 51 381619 41899 15 Manipur 2 2861 198 16 Meghalaya 3 843 188 17 Mizoram 3 1635 233 18 Nagaland 2 716 129 19 Odisha 35 60441 5758 20 Punjab 15 46347 12223 21 Rajasthan 83 123024 26423 22 Tamil Nadu $ 49 371336 40621 23 Tripura 3 5591 221 24 Uttar Pradesh 153 411658 53117 25 Uttarakhand 20 98797 26 West Bengal 109 113903 32180 Total 1192 3292785 605813

as on February,2011 as on December, 2010 # as on August, 2010 $ as on December, 2008

Annex-II

Statement referred to in reply to part (b) of Lok Sabha Unstarred Question No. 1816 for 7/3/2012

Central grant released to States for Fast Track Courts during the year 2009-10 and 2010-11 (Rs. In lakh) Sl. Name of the state 2009-10 2010-11 No 1 2 3 4 1 Andhra Pradesh - 1096.00 2 Arunachal Pradesh 14.40 14.40 3 Assam 96.00 96.00 4 Bihar 720.00 720.00 5 Chhattisgarh 148.80 129.60 6 Goa 14.40 24.00 7 Gujarat - 777.60 8 Haryana 76.80 67.20 9 Himachal Pradesh 43.20 43.20 10 J & K - - 11 Jharkhand 196.80 192.00 12 Karnataka 446.40 441.60 13 Kerala 148.80 148.80 14 Madhya Pradesh 316.80 316.80 15 Maharashtra 412.80 537.60 16 Manipur 9.60 9.60 17 Meghalaya - 28.80 18 Mizoram 14.40 14.40 19 Nagaland 9.60 9.60 20 Orissa 168.00 168.00 21 Punjab 163.20 81.60 22 Rajasthan 398.40 398.40 23 Sikkim - - 24 Tamil Nadu 470.40 235.20 25 Tripura 11.56 0 26 Uttar Pradesh 1161.60 1094.40 27 Uttarakhand - 99.62 28 West Bengal 571.20 571.20 Total 5613.16 7315.62


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