Download as PDF Print
PDF/WORD(Hindi) PDF/WORD
GOVERNMENT OF INDIA
MINISTRY OF LAW AND JUSTICE
LOK SABHA
UNSTARRED QUESTION NO: 687
ANSWERED ON:  16.09.2020
Fast Track Courts
Poonamben Hematbhai Maadam
Will the Minister of



LAW AND JUSTICE be pleased to state:-


(a) whether fast track courts are functional in the State of the Gujarat;

(b) if so, the names of districts where these courts are functioning along with the cases being adjudicated by them; and

(c) the details of the cases taken and disposed off by these courts during the last three years?


ANSWER
MINISTER OF LAW & JUSTICE, COMMUNICATIONS AND ELECTRONICS & INFORMATION TECHNOLOGY

(SHRI RAVI SHANKAR PRASAD)

(a) to(c): Setting up of subordinate courts including Fast Track Courts (FTCs) and its functioning comes within the domain of the State Governments in consultation with the respective High Courts. As per information obtained, as on 30th June, 2020, there were no functional Fast Track Courts in the State of Gujarat.

***

Developed and Hosted by National Informatics Centre (NIC)
Content on this website is published, managed & maintained by Software Unit, Computer (HW & SW) Management. Branch, Lok Sabha Secretariat