COURT ON ITS OWN MOTION Vs. GOVERNMENT OF INDIA
LAWS(J&K)-2020-11-67
HIGH COURT OF JAMMU AND KASHMIR
Decided on November 24,2020

COURT ON ITS OWN MOTION Appellant
VERSUS
GOVERNMENT OF INDIA Respondents

JUDGEMENT

- (1.)List this issue on 2nd December 2020.
XVII. e-Connectivity of Courts

(2.)We are informed by Mr. P. P. Pandey, Joint Secretary, Department of Justice, GOI that so far as the 9 'Technically Not Feasible' (TNF) court sites were concerned, the DOJ has given the work order for carrying out the e-connectivity of the 8 TNF court sites to the BSNL. So far as the 9th TNF court site at Shangus is concerned, we are informed that the matter is pending before the e-Committee of the Supreme Court of India.
(3.)We are informed by Mr. Sanjeev Tyagi, Nodal Office, BSNL that the requisite equipments stand delivered at the eight court sites which were earlier declared TNF. The survey at some of the sites stands completed while in the other it is underway and the installation would be effected thereafter.
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