DISTRICT COURT OF ARIYALUR

Cases Flow Management

       In pursuant to the directions of the Hon’ble Supreme Court of India, the Hon’ble Committee of the Hon’ble High Court, Madras has enacted the Case Flow Management in Subordinate Courts Rules 2007 and the same was published in Tamil Nadu Government Gazette dated 23.11.2007.

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In this connection the Hon’ble High Court, Madras issued a circular to all the Subordinate Courts in the reference 2nd cited above, calling for a report with regard to the implementation of the said Case Flow Management in Subordinate Courts as per reference 3rd cited above.

Hence, the above said notification and the copy of letter in the reference 1st and 3rd cited above, have been communicated to the all Judicial Officers in Ariyalur District and called for the report from the all Judicial Officers in the reference 4th cited above. All the Judicial Officers have admitted that they have not followed the Case Flow Management so far and they have given an undertaking to follow the Case Flow Management in future without fail, except for few officers who claim that the Case Flow Management is not applicable to them.

The undertaking of the Judicial Officers are taken into consideration. The officers are required to direct the Bench Clerks to categorize the cases and proceedings in their courts as Track I, Track II, Track III & Track IV and should mention the same in the case bundle notes paper in red ink, at the time when they are taken on file and continue to mention in every notes paper sheet and also the cut off duration date of disposal. Every case bundle shall bear the following slip in the following format which shall be easily visible to the officer.

Case Type Track type Date of Institution Proposed date of disposal as per Case Flow Management

Example

Maintenance case etc. Track I - -

All Matrimonial Cases etc. Track II - -

Partition Suit etc. Track III - -

Hence, as directed by the Hon’ble High Court, Madras, I am to convey to all the Judicial Officers of Ariyalur District that the Case Flow Management Rules shall be scrupulously followed by all the Judicial Officers without fail as and when those rules are applicable to the courts concerned. The Bench Clerks are required to obtain suitable clarification from the Court Manager as and when required. The receipt of the proceedings is to be acknowledged at once.

/Sd./-A.K.A.Rahmaan/

Principal District Judge,

                                                                                                                Ariyalur.