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    video conferencing system

    Setting up of new video conferencing system at all District and Tehsil Courts from Court of District Judge to the Court of CJM / ACJMS and Jails/ Hospitals:-

    • It is stated that on the basis of model rules for Video Conferencing for Courts forwarded by Hon’ble the Supreme Court, draft rules “Madhya Pradesh High Court Video Conferencing Rules, 2020” for the High Court of Madhya Pradesh has been prepared, which is under process and will be notified soon. VC RULES 

    • Further, for the Subordinate Courts of the Madhya Pradesh, vide gazettee notification dated 01.03.2019 “District Courts of Madhya Pradesh Video Conferencing Rules, 2018”has already been notified in the official gazette of the Madhya Pradesh

    • From the funds of the State Government and e-Committee, 1,861 number of VC system has been purchased for all District and Tehsil Courts, Jails / Sub-Jails and Hospitals.

    • Till today the number of VC equipments that were supplied at District Court Complexes and Tehsil Court, Complexes, Jail / Sub-Jails/Hospitals/ JJB and Railway Courts :-

      S.No. Location/Site Total units provided Remarks
      1. District Hospitals 51 Completed
      2. Jails (Central/District/Women/Sub Jail) (Ist Phase) 46 122
      Completed
      (Under ecourt)
      76
      2 Completed
      148
      53
      3. District & Tehsil Court Complexes (IInd Phase) 50 203
      Completed
      (Under ecourt)
      153
      519 Completed
      469
      4. Family Court Complex (Principal Judge) 13 Completed
      33 Completed
      Link Family Court Complex (Principal Judge) 4 Completed
      5. Juvenile justice Board (CJ-I) 51 Completed
      6. Railway (CJ-I) 4 Completed
      7. District & Tehsil Court Complexes 193 Completed
      Total 1865
    • At present all the District Court complexes are having Video Conferencing with Central Jails/District Jails/Sub Jails facilitating transaction of judicial business as regards recording of evidence, judicial remand and to speed up the trial. This arrangement may reduce the burden on the Police/Jail Staff and will also help in ensuring security and safety of prisoners.

    • At present all the District Court complexes are having Video Conferencing with Central Jails/District Jails/Sub Jails facilitating transaction of judicial business as regards recording of evidence, judicial remand and to speed up the trial. This arrangement may reduce the burden on the Police/Jail Staff and will also help in ensuring security and safety of prisoners.

    • Video conferencing facility has also been extended to Civil / District Hospitals by the High Court. The installation of 51 VC units at District Hospitals has been completed.

    • The Installation of 51 number of VC units at Juvenile Justice Court Complex and 4 Railway Courts is under progress (The installation has been delayed on account of COVID-19).

    • Integration of VC (JITSI) is successfully done with CIS Software of the High Court for better availability of data & user friendliness.