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    E-Filling

    • The Facility of e-Filing has been started at High Court and District Courts.

    • 4,730 Advocates and 273 Litigant in person registered for e-filing process at High Court of Madhya Pradesh.

    • 49,533 Number of Cases filed at the High Court of Madhya Pradesh through e-filing during Lockdown.

    • e-Filing of 120 cases done as on 31st August, 2020 in District Court, Jabalpur and also e-filing has started at other District Courts under pilot phase.

    • e-Filing of 17,350 cases in Principal Seat at Jabalpur, 15,521 cases in Bench at Indore and 5,848 cases in Bench at Gwalior done from 1st July, 2020 to 31st March, 2021 in High Court of Madhya Pradesh.

    • e-Filing of 76 cases in Principal Seat at Jabalpur, 55 cases in Bench at Indore and 18 cases in Bench at Gwalior done in March, 2021 in High Court of Madhya Pradesh.

    • e-Filing of 82 cases in District Court of Madhya Pradesh done from 1st July, 2020 to 31st October, 2020.

    • e-Filing of 8 cases in District Court of Madhya Pradesh done in October, 2020.

    • In the CMIS Software of the High Court the facility of e-filing is available since 2015, but it was rarely used by the advocates, after lockdown due to COVID-19 a further guidelines was issued on 16th April, 2020 from that date this facility is effectively being used by the advocates. Apart from the e-filing the facility of e-mail in official-ID was made available to the advocates and the parties for placing their urgent matters, now, e-mail facility has been withdrawn and e-filing system is working effectively. The e-filing rule has been published on 6 th June, 2020.

    • In the Subordinate Courts, during the lockdown period the guideline was issued, the e-filing through e-mail in official ID was made available to the advocates and their parties for placing their urgent matters. The facility of e-filing is in-built in the CIS 3.2 software, the implementation of the same is completed.