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    Scanning & Digitization in the High Court

     

    • In view of the E-environment it was decided to digitize the entire record of the High Court. As a result, framing of Rules for digitization and elimination of such record became inevitable. The “High Court of Madhya Pradesh Digitization of Records Rules, 2018” were framed by the High Court and published on 18th January, 2019.

      • Digitization of Records Rules, 2018 for High Court of Madhya Pradesh dated 18th January, 2019 RULES 
      • Digitization of Records Rules, 2018 for High Court of Madhya Pradesh dated 1st February, 2019 (Amendments)  AMENDMENTS RULES 
    • Elimination of Digitized records is carried out, in accordance with the rules, by a dedicated team. All freshly filed cases are scanned at Filing Centre itself and after digitally signing; the documents are uploaded on Server of the High Court.

    • Digitization of approximately 44.22 Lakh files (4422573) comprising of 17.13 Crore pages (171325803) has been completed as on 31st March, 2022. This is prelude to a paper-less Court (E-Courts).

    • The Digitization of 9,229 Law books comprising of about 58.04 Lakh pages was also completed which is going to help in moving towards the concept of e-Library of the High Court as on 31st March, 2022.

    • The status as of 31st March, 2022 is given below pertaining to scanning and digitization of judicial records.

      DIGITIZATION OF HIGH COURT OF MADHYA PRADESH
      (Report till 31st March, 2022)
      S.No. ESTABLISHMENT FRESH RECORDS PENDING RECORDS PENDING DISPOSED DISPOSED RECORDS
      1 JABALPUR 29817980 10324680 4787148 27505407
      2 INDORE 12852837 5909931 380285 22432353
      3 GWALIOR 10872043 7276649 305898 18605978
      Total Scanned 53542860 23511260 5473331 68543738
      Total Volume to be scanned
      (Approximate)
      2620014 2474926 3250252
      % Completion 100%
      {per day basis}
      89.97% 67.86% 95.47%