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Committee on Processing Re-engineering
and Change Management

http://punjabjudiciary.gov.in/spl/cpr/123.php
 



Introduction
The Committee on Process Re-engineering and Change Management for the States of Punjab, Haryana and U.T. Chandigarh was formed under orders of the Hon’ble eCommittee of Hon'ble Supreme Court of India. The mandate of the Hon’ble Committee is to give proposals for exhaustive revision/amendment of the Punjab and Haryana High Court Rules and Orders in the backdrop of current automation of court procedures and deployment of software applications and keeping in view the contemporary requirements of all stakeholders in justice delivery system as also to imbibe the changes in various rules & instructions issued by respective governments. In this process, the Hon'ble Committee is involving all the District and Sub-Divisional Courts of Punjab, Haryana and UT Chandigarh as well as the Bar Associations of High Court & District Courts.
Inviting Suggestions from Members of the Public

In order to extend this opportunity to litigants, staff members and all other stakeholders in judicial system, members of the public are invited to give suggestions for amendment/revision of High Court Rules and Orders. The Hon’ble Committee on Process Reengineering has already prepared draft proposals on existing Volume 1, 3 & 4. It is requested that proposed Rules and Orders may be examined while keeping in view the existing Rules and Orders. Suggestions on any topic or issue, which is not part of proposed chapters, may also be sent. Similarly, if any topic or issue is not at all part of existing or proposed Rules and Orders but is desirable to be included in the proposed chapters, the same may also be suggested. All proposed chapters of revised Volumes, existing provisions and comparative chart of existing provisions vis-a-vis proposed provisions are available on webpage of the Hon’ble Committee. Link to webpage is provided above as well as under head ‘Related Websites’ on website of Hon’ble High Court. The suggestions and views be contributed latest by 10.11.2014 through email at osdhighcourt[at]gmail[dot]com.

Final Revised Draft as prepared by Committee on Process Re-engineering

In pursuance to the notice inviting suggestions/views from members of Public; Judicial Officers and Advocates in the District and Sub-Divisional Courts of States of Punjab, Haryana and U.T. of Chandigarh; and Punjab and Haryana High Court Bar Association, Chandigarh, various suggestions were received qua existing as well as the proposed rules and orders. The Committee on Process Re-engineering after scrutinizing, reviewing and discussing the suggestions received from various quarters, has supplied the necessary modifications to the proposed Volume-I and has prepared the Final Draft of Revised Volume-I for tabling it before the Hon’ble e-Governance & Computer Committee as well as Hon’ble Rules Committee of this Hon’ble High Court. The Final Revised Draft of Volume – I and the Final Revised Comparative Table of existing provisions vis-à-vis the proposed rules are available below.