The e-Courts project was conceptualized on the basis of the “National Policy and Action Plan for Implementation of information and communication technology (ICT) in the Indian Judiciary – 2005” submitted by e-Committee (Supreme Court of India), with a vision to transform the Indian Judiciary by ICT enablement of Courts.


Policy and Action Plan Document for Phase II of the eCourts Project

The project envisages:

  • To provide efficient & time-bound citizen centric service delivery.
  • To develop, install & implement decision support systems in courts.
  • To automate the processes to provide transparency of Information access to its stakeholders.
  • To enhance judicial productivity both qualitatively & quantitatively, to make the justice delivery system affordable, accessible, cost effective & transparent.