Appoint Prosecutors at the Earliest Possible – Delhi High Court to UPSC

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The Delhi High Court asked the Union Public Service Commission (UPSC) to appoint Assistant Public Prosecutors in the lower judiciary to reduce the pendency of cases.

“The Union Public Service Commission (UPSC) is directed to expedite the entire recruitment process taking in view the increase in pendency of the cases in the magisterial courts of the national capital,” said a special bench consisting of justice Kailash Gambhir and Justice Sunita Gupta.

The bench also directed the UPSC to submit a status report informing the court about the total number of magisterial courts functioning in the lower court. The Commission must submit its report within three weeks.

In addition, the bench also asked the Commission to submit a response by May 15 detailing the status of the appointment process. The court issued these directives while hearing a case initiated by it almost five years back on the issue of delay in conducting trials in court. It subsequently took the matter of lack of proper facilities for prosecutors.

The court also observed that there was a shortage of prosecutors in trial courts because of which, one additional public prosecutor (APP) was being compelled to take up the work of multiple courts.

Thereafter, the court had also taken cognizance of all the delays in releasing the fees of prosecutors as well as standing counsel for multiple government agencies while instructing them to do away with the payment process as soon as possible.

Meanwhile, the Commission stated that an advertisement was already issued for the appointment of APP on contractual basis and approximately 500 applicants submitted their applications. The court asked the Delhi state government to share all relevant information regarding the court’s functions and the precise strength required for filling up all the vacant positions.

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