DEPARTMENT OF JUSTICE

List of Appellate Authorities

 

Sl.No

First Appellate Authority

Designation

 Address

Subject

Phone No.

 Fax No.

 

E-Mail

 

1.

 

Shri Ramesh Abhishek,

 

 

Joint Secretary (J-I)

 

 

R.No.1,

Main Building,

Jaisalmer House,

26,Mansingh Road,

New Delhi-110011

 

 

(i) Judicial Reforms Desk

         Work relating to the National Judicial Academy

         Implementation of the recommendations of the

          Law Commission relating to arrears of cases in Courts.

         Visit of Judges of foreign countries to India.

         Work relating to formation of All India Judicial Services.

         Matters relating to Treaties in the foreign countries in respect of judicial co-operation.

         Matters connected with externally funded projects relating to judiciary-like UNDP etc.

 

         Scheme of computerization of District and Subordinate Courts.

         Centrally Sponsored Schemes relating to infrastructural facilities for the judiciary.

         Residuary matters relating to Judicial Reforms

         RTI matters.

         States of Fast Track Courts.

         RTI matters.

 

(ii)      Desk Side

         Appointment, resignation and removal of the Chief Justice of India and Judges of the Supreme Court of India, and Chief Justice and Judges of High Courts in States;

         Benches of High Courts/Jurisdiction

         Visits abroad of Judges

         Judicial Accountability/Reforms

         Strength of Supreme Court/High Courts

         Change of names of High Courts

         General Policy Aspects

         All Parliamentary matters

         O&M Returns

 

011- 23383037

 

 

r.abhishek@nic.in

 

2.

 

 

Shri Shashi Bhushan,

 

 

 

Joint Secretary (J-II)

 

 

R.No.16,

Jaisalmer House,

26, Mansingh

 Road,

 

New Delhi-110011

 



(i)      Justice Section

       Service conditions of Supreme Court and High Court Judges, including leave, pension, medical cases etc.

 

       Matters relating of official residences of High Court Judges.

 

       Matters relating to Provident Fund Advance to High Court Judges.

 

       Contempt of Court Act references.

 

       Court fees, including realization of court fee, pauparis cases.

 

       Matters relating to judicial services and courts in Delhi and the establishment of the Delhi High Court.

 

       Matters relating to judicial services and courts in the Union Territories other than Delhi, and the establishment of the Punjab & Haryana High Court.

 

       General matters and complaints relating to subordinate judiciary in the States.

       References regarding State Legislations.

 

       Presidential requests to Judges of Supreme Court and High Courts.

 

       Miscellaneous complaints against Subordinate Judiciary.

 

       Supreme Court Rules.

 

       All work relating to (FNJPC) Shetty Commission particularly UTs.

 

       Matters relating to SC/ST reservation in Judicial Service.

 

       RTI matters.

 

(ii)    Monitoring Cell

         Collecting Data and the analysis regarding cases instituted, disposed off and pending in District Courts, High Courts and Supreme Court.

         Arrears and causes of delay.

         Coordination of Parliament work, Consultative committee work, Annual Report etc.

         Miscellaneous returns/information asked for by the other Ministries, Monthly Summary for Cabinet, Fortnightly Note for P.M., Monthly return regarding implementation of Cabinet decisions etc.

         Implementation of the resolutions passed in the Chief Justices’ and Chief Minister’s Conference.

         Finance Commission recommendations, Central assistance to States for upgradatioin of standards of judicial administration.

         Matters relating to Family Courts.

         Constitution and organization of Special Courts and related matters.

         Reports on administration of Justice in States.

         Preparation of Budget proposals of Department of Justice.

         Scheme of release of grants to States of Fast Track Courts.

         RTI matters.

 

 

011-

2338 5332

 

jsj2@nic.in

 

DEPARTMENT OF JUSTICE

List of Central Public Information Officers

 

Sl.No

CPIO Name

Designation

 Address

Subject

Phone No.

 Fax No.

 

E-Mail

 

1.

 

Shri S.B.Biswas,

 

Director

 

R.No.12,

Jaisalmer House,

26, Mansingh Road,

New Delhi-110011

 

 

(i) Judicial Reforms Desk

         Work relating to the National Judicial Academy

         Implementation of the recommendations of the Law Commission relating to arrears of cases in Courts.

         Visit of Judges of foreign countries to India.

         Work relating to formation of All India Judicial Services.

         Matters relating to Treaties in the foreign countries in respect of judicial co-operation.

         Matters connected with externally funded projects relating to judiciary-like UNDP etc.

 

         Scheme of computerization of District and Subordinate Courts.

         Centrally Sponsored Schemes relating to infrastructural facilities for the judiciary.

         Residuary matters relating to Judicial Reforms

         RTI matters.

 

(ii) Justice Section

       Service conditions of Supreme Court and High Court Judges, including leave, pension, medical cases etc.

 

       Matters relating of official residences of High Court Judges.

 

       Matters relating to Provident Fund Advance to High Court Judges.

 

       Contempt of Court Act references.

 

       Court fees, including realization of court fee, pauparis cases.

 

       Matters relating to judicial services and courts in Delhi and the establishment of the Delhi High Court

 

       Matters relating to judicial services and courts in the Union Territories other than Delhi, and the establishment of the Punjab & Haryana High Court.

 

       General matters and complaints relating to subordinate judiciary in the States.

 

       References regarding State Legislations.

 

       Presidential requests to Judges of Supreme Court and High Courts.

 

       Miscellaneous complaints against Subordinate Judiciary.

 

       Supreme Court Rules.

       All work relating to (FNJPC) Shetty Commission particularly UTs.

 

       Matters relating to SC/ST reservation in Judicial Service.

 

       RTI matters.

 

(iii) Monitoring Cell

         Collecting Data and the analysis regarding cases instituted, disposed off and pending in District Courts, High Courts and Supreme Court.

         Arrears and causes of delay.

         Coordination of Parliament work, Consultative committee work, Annual Report etc.

         Miscellaneous returns/information asked for by the other Ministries, Monthly Summary for Cabinet, Fortnightly Note for P.M., Monthly return regarding implementation of Cabinet decisions etc.

         Implementation of the resolutions passed in the Chief Justices’ and Chief Minister’s Conference.

         Finance Commission recommendations, Central assistance to States for upgradatioin of standards of judicial administration.

         Matters relating to Family Courts.

         Constitution and organization of Special Courts and related matters.

         Reports on administration of Justice in States.

         Preparation of Budget proposals of Department of Justice.

         Scheme of release of grants to States of Fast Track Courts.

         RTI matters.

 

011- 2338 1496

 

dirhcj_jus@nic.in

 

2.

 

Shri S.K.Shrivastava,

 

 

Deputy

Secretary

 

R.No.15,

Jaisalmer House,

 26, Mansingh Road,

New Delhi-110011

 

 

Desk Side

         Appointment, resignation and removal of the Chief Justice of India and Judges of the Supreme Court of India, and Chief Justice and Judges of High Courts in States;

         Benches of High Courts/Jurisdiction

         Visits abroad of Judges

         Judicial Accountability/Reforms

         Strength of Supreme Court/High Courts

         Change of names of High Courts

         General Policy Aspects

         All Parliamentary matters

         O&M Returns

 

011- 2338 5332

 

dsdoj-mha@nic.in