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    e-Initiatives of Madras High Court


    JUDICIAL OFFICERS MANAGEMENT SYSTEM




    A Module pertaining to the Personal information of the Judicial Officers in the State of Tamil Nadu and U.T. of Puducherry. It includes –
    • Judicial Officers Transfer History.
    • Annual Transfer request of Judicial Officers
    • Complaints against Judicial Officers.



    RECRUITMENT SOFTWARE MODULE



    The Recruitment Software Module has been developed by the In-house Software team to fill up the vacancies in the Madras High Court Service and Other vacancies in District Judiciary (Judicial Officers / Staffs), through on-line mode. So far 09 nos. of recruitment has been successfully made using this platform.



    DISPLAY BOARD SERVICE


    Display Boards have been installed with latest configuration in all the Courts Halls and various places of High Court, Madras and Madurai Bench of Madras High Court, thereby enabling the Advocates and litigant public to know the stage of the court proceedings. Display Board status is also available at the High Court website and made accessible through internet, which ultimately facilitates the Advocates, Litigant public and other stake holders in availing the service.


    BIOMETRIC ATTENDANCE IN SUBORDINATE JUDICIARY




    The High Court of Madras has implemented Biometric Attendance System in the Principal seat, Chennai and also in Madurai Bench successfully. In order to facilitate the monitoring of attendance of all the staff members in the District Judiciary in the State of Tamil Nadu, as per the direction of the Hon’ble Computer Committee, Madras High Court, 547 numbers of Biometric Machines have been procured for all Court Complexes situated in the District Judiciary. The Biometric Attendance System in the District Judiciary has been inaugurated by the Hon’ble Dr. D.Y.Chandrachud, Chairman, Hon’ble Judge and Chairman, Hon’ble eCommittee, Supreme Court of India in the presence of then the Hon’ble The Chief Justice, Madras High Court and same came into effect from 01.10.2020.




    E-FILING



    As per the direction of the Hon’ble e-Committee Supreme Court of India, the e-filing facility has been implemented in the Madras High Court from the month of April 2020 and the Subordinate Courts from the month of May 2020 initially for bail matters. The said e-filing facility is extended to all types of Cases in the Madras High Court from the Month of August 2021 and the Subordinate Courts from the Month of September 2021. As on 21.09.2021, 577 Cases were filed in the Madras High Court and 14251 Cases were filed in the District Courts.
    The Madras High Court has framed the draft rules on “Madras High Court e-filing Rules 2020” in accordance with the Model rules received from the Hon’ble e-Committee, Supreme Court of India on e-Filing and the same has been published in the Tamil Nadu Government Gazette on 18.11.2020. The said Rules have also been hosted in the Madras High Court Website (www.hcmadras.tn.nic.in).


    NATIONAL SERVICE TRACKING OF ELECTRONIC PROCESSES (NSTEP)


    Madras High Court has implemented the National Service Tracking of Electronic Processes (NSTEP) across the courts in the State of Tamil Nadu and U.T of Puducherry on 17.09.2020. N-STEP has been inaugurated by the Hon’ble Dr. D.Y.Chandrachud, Chairman, Hon’ble Judge and Chairman, Hon’ble eCommittee, Supreme Court of India in the presence of then the Hon’ble The Chief Justice, Madras High Court and same came into effect from 01.10.2020.
    2906 Nos. of Android Smart Phones through GeM portal and 2906 SIM cards from BSNL has been processed for the usage of the Process Servers (Senior and Junior Bailiff) across the courts in the State of Tamil Nadu and U.T of Puducherry.
    As on 24.09.2021, 1,20,776 Nos. of processes has been consumed and 48,374 Nos. of processes has been delivered by the Process Servers (Senior and Junior Bailiff).




    VIRTUAL COURT


    As per the direction of the Hon’ble e-Committee, Supreme Court of India, NIC has designed and developed the Virtual Court Software module which is aimed at eliminating presence of litigant or lawyer in the court and adjudication of the case online.
    The Madras High Court has implemented the Virtual Court facility (online disposal of the cases by paying fine online using SBI ePay) in the XXI and XXII Metropolitan Magistrate Courts at Chennai District (Mobile Courts) on 26.05.2020. Wherein, the violators of the Motor petty cases are provided with the facility to pay the fine amount online through SBI payment gateway. As on 21.09.2021, 19,519 traffic challan cases were disposed and fine amount of Rs.13,96,28,220/- (Rupees Thirteen Crore Ninety Six Lakh Twenty Eight Thousand Two Hundred and Twenty Only) have been collected online through SBI e-Payment gateway. Steps are being taken to extend the facility to the other Districts in co-ordination with NIC.



    NORMS SOFTWARE FOR ASSESMENT OF JUDICIAL OFFICERS


    The In-house Software Team of the Madras High Court has developed Norms Software for auto calculation of work done by the Judicial Officers in the District Judiciary from the CIS Software database.
    The module comprises of three Logins, namely, Norms Court Login, Unit Head Login and High Court Section Login.
    The Module captures the details of viz., Judge/Court, Judge Period, Norms fixed for that particular Court, Number of days spent on Boycott, Nature and Year wise disposal of cases along with the Institution and Actual pendency of the Court. A Report is generated with the above particulars which facilitates the Unit Head to endorse his or her remarks. The High Court Section could view the Report along with Unit Head Remarks and the same could be placed before the Hon’ble Judges for appraising the Officer’s performance. A perfectly designed User Manual was also issued for easy guidance.


    E-NOTICE BOARD WITH WAY FINDER FACILITY




    “Way finding” refers to the tools and processes used to help people, find their way from a starting place to a destination, and possibly also help them to get more information about the facility. Citizen Centric Services are being provided to the litigant public and the “Digital Way Finder” is one among the facility for the use of Advocates and Litigant Public, easily to navigate the Court Halls, Sections (both Judicial and Administrative), Information Center, R.O. water, Rest rooms, Lift, etc., This facility is quickly conveying the information with the touch of a finger.










    STUDIO BASED VIDEO CONFERENCING FACILITY


    The State Government have accorded sanction for a sum Rs.22.84 Crore for procurement of Studio based Video Conferencing Equipment, Digital Video Recording Unit, Document Visualizer and other accessories in 233 Court Complexes.
    Studio based Video Conferencing facility has been implemented in 199 Court Complexes in the State of Tamil Nadu and at the Principal Seat of Madras High Court and Madurai Bench.



    DESKTOP BASED VIDEO CONFERNCING FACILITY


    Desktop based Video Conferencing facility has been implemented in 259 Court Complexes and 111 Jails for the purpose of remands and production of under-trial prisoners through Video conferencing in the State of Tamil Nadu and the U.T. Puducherry.






    VIDEO CONFERENCING – COURT HEARINGS

    MICROSOFT TEAMS LICENSE


    Due to COVID-19 pandemic lockdown, the Registry has procured 100 Microsoft Teams Video Conferencing License to conduct Court Proceedings through Video Conferencing for the use of Hon’ble Judges of High Court, Madras, Madurai Bench and for the Administrative purpose of High Court, Madras.
    The Registry has also procured 1068 Microsoft Teams Video Conferencing License for the use of Judicial Officers in the State of Tamil Nadu and 3 CISCO Webex for the use of Commercial Division.


    VIDEO CONFERENCING – COURT HEARINGS

    MADRAS HIGH COURT VIDEO CONFERENCING IN COURTS RULES, 2020


    Based on the draft rules of the Hon’ble Supreme Court of India on Video Conferencing, the Madras High Court has formulated the “The Madras High Court Video-Conferencing in Courts Rules, 2020” and the same has been published in the Tamil Nadu Government Gazette on 15.07.2020. The said Rules have also been hosted in the Madras High Court Website (www.hcmadras.tn.nic.in).





    VIDEO CONFERENCING – COURT HEARINGS

    MADRAS HIGH COURT VIDEO CONFERENCING STATISTICS


    As per the Video Conferencing Statistics published in the Newsletter of the Hon’ble eCommittee, Supreme Court of India, for the month of June 2021, the High Court of Madras stands in the first position for hearing 7,61,048 (Seven Lakh Sixty One Thousand and Forty Eight) number of cases through Video Conferencing in the Madras High Court during the COVID-19 Lock-down.




    LEASED LINE CONNECTIVITY


    As per the direction of the Hon’ble Computer Committee, Leased Line Connectivity at the Principal Seat of Madras High Court and the Madurai Bench of Madras High Court has been upgraded from 100 MBPS to 1GBPS and 50MBPS to 250 MBPS respectively.


    TAMIL NADU STATE WIDE AREA NETWORK (TNSWAN) CONNECTIVITY


    8 MBPS TNSWAN Connectivity has been implemented in 269 Court Complexes in the State of Tamil Nadu, 100 MBPS for Madras High Court and 32 MBPS for Madurai Bench of Madras High Court for a seamless, stable, reliable and secure connectivity

    DIGITAL SIGNAGE BOARD


    In order to have effective access to Justice, the litigant(s) should be made aware of the services and facilities available in the Courts. High Court of Madras thought it fit to create legal awareness among every Litigant / Citizen about the services available and thereby paving way for effective dispensation of Justice. This facility is used for dissemination of:
    • Legal Aid Camps
    • Lok Adalat
    • Jail Adalat
    • To show case the important achievement of the Judiciary
    • Mediation Programme
    • e-Court Awareness
    • Live Telecast of important functions through intranet and internet.




    JUSTICE CLOCK


    Justice Clock is an outdoor electronic information display system, technically a LED based video wall, which is used for information dissemination and creating awareness about the disposal of cases in various courts in order to highlight the work being done. The information is derived from data which are already available on the National Judicial Data Grid (NJDG). Justice Clocks are being used to provide information on various services provided by the court complexes to the General Public, thereby reducing the information gap between the judiciary and the litigant.
    The Hon’ble The Chief Justice has inaugurated the Justice Clock for the Principal Seat at Madras on 16.12.2019.
    The Hon’ble Mr. Justice. T.S. Sivagnanam, Chairman, Hon’ble Computer Committee, has inaugurated the Justice Clock at Madurai Bench on 01.11.2019.


    E-SEWA KENDRA

    As per the direction of the Hon’ble e-Committee, Supreme Court of India, eSewa Kendra has been established at the Principal Seat at Madras High Court and in Madurai bench of Madras High Court on 15.05.2020. eSewa Kendra was also established at Yercuad Taluk in Salem District on 17.09.2020 and also in the District Head Quarters of Krishnagiri District on 03.07.2021 by the Hon’ble the Chief Justice of High Court Madras with the existing infrastructure.


    E-PAYMENT


    As per the direction of the Hon’ble e-Committee, Supreme Court of India, the High Court of Madras has entered into a MoU with the State Bank of India for enabling e-payment of Court fee, Fine, Penalty and Judicial deposits by integrating the Case Information System with SBI ePay payment gateway.

    The Madras High Court has addressed the State Government for amendment of Sections 74 and 75 in Tamil Nadu Court Fees and Suit valuation Act, 1955 to accept the court fees electronically through e-payment.

    The State Government has amended the Tamil Nadu Court Fees and Suit Valuation Act, 1955, by promulgating an ordinance “Tamil Nadu Ordinance 2020” to enable e-payment of Court Fee.

    The Registry is in the process of implementing epayment facility wherein Advocates/Litigants/Party-in-person would be provided with the option of paying Court fee, Fine, Penalty and Judicial deposits through online mode using SBI epay Payment Gateway interface.
    Payment of Court Fees through eStamps has been implemented and made functional in the Principal Seat at Madras High Court and the Madurai Bench from 2018, through the Central Record Keeping Agency, M/s.Stock Holding Corporation of India Limited. As per the direction of the Hon’ble Computer Committee, Court fees procurement through eStamp has been extended to the District Judiciary.