<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Thursday, December 23, 1999/Pausa 2, 1921 (Saka )


Type of Debate: MATTERS UNDER RULE- 377
Title: Need to set up a Bench of Mumbai High Court at Kolhapur, Maharashtra.

TEXT :
SHRI SADASHIVRAO DADOBA MANDLIK (KOLHAPUR): Mr. Speaker, Sir, the demand of my constituency i.e. Kolhapur in Maharashtra State, for constituting the bench of High Court at Kolhapur for the six districts i.e. Kolhapur, Sangli, Solapur, Satara, Ratnagiri and Sindhudurga has been pending for last several years.

The city of Kolhapur is centrally located with best transport facilities both by road, rail and even air. The litigants from these districts can undertake to and fro journey after finishing their work at Kolhapur. This will obviously save the people from heavy expenditure, valuable time, labour and non-attendance of their occupation which is not possible while attending the High Court at Mumbai. Besides, there is ample availability of residential accommodation, cheaper boarding and lodging at Kolhapur as compared to Mumbai. Establishment of a bench of High Court of Judicature of Bombay at Kolhapur will also provide speedy disposal of the cases. In this connection it may be stated that there were 2492 civil and criminal cases pending at the end of 1989 apart from three to four thousand writ petitions in the Kolhapur district alone. So, the situation warrants the immediate need for establishment of a bench of High Court of Mumbai at Kolhapur.

Mr. Speaker, Sir, I demand from the Union Government that a bench of Mumbai high Court be immediately set up at Kolhapur even if by suitably amending Sub-section (2) of Section 51 of the States Re-organisation Act, 1956.


[NEXT PAGE]