Ranchi

VIDEO CONFERENCE TRIAL COURT

List of Identified Hardcore Criminals as submitted by The Jail Superintendent, Ranchi regarding their production through Video Conferencing

An Introduction

The E-Court Video – Conferencing Trial Court room in Ranchi, only second of its kind in India after Delhi, was inaugurated by Hon'ble Mr. Justice Madan B. Lokur and Hon'ble Mr. Justice M. Y. Eqbal in presence of Hon'ble Mr Justice D. N. Patel on 21st September 2013.

It is a well furnished trial court room with 1 plus 3 way conference facility equipped with 3 LCDs, 2 high resolution cameras and 2 highly sensitive microphones and network facility provided by Jharnet.

It is first of its kind where at a time 3 jails can be connected and have video-conference with the court.

The facility of Video – recording of the proceedings is a step towards achieving the objective of paperless court.

Highlight

RJD chief and ex-Bihar chief minister Lalu Prasad Yadav, convicted in the fodder scam, got the verdict through video conferencing on 3rd October 2013.

The judgment in the historical fodder scam case to 34 convicts, including Lalu Pd Yadav, out of the total 45 accused was communicated to them from the Ranchi Video – Conference E - Trial Court to the Birsa Munda Central Jail in Hotwar through the e-medium by Sri Pravas Kumar Singh, Spl. Judge C.B.I.
 

Salient Features

Speedy trial of those cases where the accused/s is/are in jail/s outside district within state.

Speedy and hassle free trial of those cases where the accused in custody is of high profile and incur high transportation cost or have high security risk in transportation.

Fair trial of sensitive cases like child molestation or crime against women etc. where the physical presence of accused may intimidate the victim or witness.

Speedy trial of those cases where the accused/s is/are in jail/s outside district within state.

Speedy and hassle free trial of those cases where the accused in custody is of high profile and incur high transportation cost or have high security risk in transportation.

Fair trial of sensitive cases like child molestation or crime against women etc. where the physical presence of accused may intimidate the victim or witness.