MADHYA PRADESH STATE JUDICIAL ACADEMY, HIGH COURT OF M.P., JABALPUR

 

  TRAINING CALENDAR FOR THE YEAR 2018

  

S.

No.

Name of the Programme

Target Group

Date

&

Duration

Venue

Theme

1.

Colloquium for District Judges

District Judges across the State

04.01.2018

&

05.01.2018

(two days)

MPSJA

The Principal District Judges are the role models of District Judiciary.  Their role is very crucial pertaining to administration of justice.  So looking to the role and importance under the administration of justice, workshop for all the District Judges of the State is to be organized.

 

2.

Workshop on – Working of Commercial Courts

Judges of the Courts designated as Commercial Courts

06.01.2018

(one day)

MPSJA

As per the direction of Hon’ble High Court and also to sensitize the Judges of commercial courts  with the nuances  of  the concerned law.

3.

West Zone Regional Conference on – Enhancing Excellence of the Judicial Institution: Challenges & Opportunities  

  Hon’ble Judges from the High Courts of Bombay, Gujarat, Madhya Pradesh & Rajasthan,  Judges in the rank of Civil Judges   from each of the High Courts

13.01.2018

&

14.01.2018

(two days)

MPSJA

To enhance the excellence of the Judicial Institutions.  This is the programme co-sponsored by National Judicial Academy, High Court of Madhya Pradesh and M.P. State Judicial Academy

4.

Induction Training Programme  

(Third Phase) (Batch II)   

 

Newly Appointed Civil Judges Class II of 2017  Batch 

16.01.2018

to

10.02.2018

(four weeks)

MPSJA

After the Second Phase Induction Training, these Civil Judges are imparted field training for a period of three months.  Thereafter, these Judges have to be imparted third phase induction training as per the approved scheme.

5.

Specialised Educational Programme on – Domestic violence and offences against women

40 Judicial Magistrates of Indore Region  dealing cases  under the Act

27.01.2018

(one day)

Indore

Cases relating to domestic violence has been on the rise and through this workshop an attempt is made to focus on various issues on the subject to enable the Judges to work with proper mindset and sensitization as they have a pivotal role in this respect and are expected to respond to the needs of the society.

6.

Specialised Educational Programme on  – Pre-conception and Pre-natal Diagnostic Techniques (Prohibition of Sex Selection ) Act, 1994

 

Judges of all cadre

03.02.2018
(one day)

Bhopal

As per the request of Additional Secretary, Government of India, Ministry of Health & Family welfare, New Delhi and forwarded by Director, National Judicial Academy, Bhopal vide letter dated 17.10.2017, training programme has to be conducted on the subject to sensitize the judges of District Judiciary on the issues of sex selection and decline in child sex ratio.    

7.

Regional Workshop on – Family Laws

Principal & Additional Principal Judges of Family Courts and Judges dealing with matrimonial cases

 

03.02.2018

&

04.02.2018

(two days)

 Guna

 

As per the resolution of the Hon’ble Committee at High Court Level for Sensitization of Family Court matters, Regional Level Conferences at various regions of the State for addressing the issues of a particular region relating to family matters have to be organized

8.

Advance Course

    District Judges Entry Level  promoted in this year

14.02.2018

to

24.02.2018

 (two weeks)

MPSJA

During the year 2017-2018,  some ADJs  were  promoted from Civil Judge Senior Division as well as some Judicial Officers are selected after facing the Limited Competitive Examination.  At this level, Judges are supposed to deal with not only sessions trials but also act as appellate/ revisional Court for which a short term Institutional Training as continuous judicial education is required.

9.

Workshop for Prosecutors

 

District Prosecution Officers & Additional/Assistant Prosecution Officers

26.02.2108

&

27.02.2018

(two days)

MPSJA

Prosecution being an integral part justice delivery system and an important stakeholder, it is necessary to impart training to them as per the directions of NJAC. Also per the request of  Director, Prosecution, Bhopal 

10.

Specialized Educational Programme at State Medico-Legal Institute, Bhopal

Newly appointed/promoted Judges of HJS Cadre

26.02.2018

to

28.02.2018

(three days)

Bhopal

Specialized Training Programmes were organized at Medico-Legal Institute, Bhopal with the Grants of XIII Finance Commission in which almost all the Additional District Judges posted during that period were imparted training.

The  ADJs promoted/ appointed  thereafter will be imparted training in this Year

11.

Advance Course

    District Judges Entry Level  promoted in this year

05.03.2018

to

16.03.2018

 (two weeks)

MPSJA

 

 

 

Same  as at Sl. No.8

12.

Workshop on – Juvenile Justice (Care & Protection of Children) Act, 2015 for the Probation Officers of the Juvenile Justice Board

Probation Officers of the state

09.03.2018

to

10.03.2018

(two days)

 

BRBRAITT, Jabalpur

Probation Officers have assigned a special role under the JJ Act, 2015. Also, as mandated by Juvenile Justice Committee of Supreme Court and High Court

 

 

13.

Specialized Educational Programme at Forensic Science Laboratory, Sagar

Newly appointed/promoted Judges of HJS cadre

13.03.2108

to

15.03.2018

(three days)

Sagar

Specialized Training Programmes were organized at Forensic Science Laboratory, Sagar with the Grants of XIII Finance Commission in which almost all the Additional District Judges posted during that period were imparted training.  The  ADJs promoted/appointed  thereafter will be imparted training in this Year

14.

Specialised Educational Programme on  – Professionalism at Workplace

Administrative Staff of the District Courts

19.03.2018

&

20.03.2018

( two days)

MPSJA

 As mandated by NJAC, specialized programme is to be imparted to Office Superintendents for better understanding of rules and regulations and to ensure assistance in administration of District and also improve their professional behavior at workplace.

15.

Regional Workshop  for Advocates

  Advocates of the region

  19.03.2108

to

22.03.2018

(four days)

Jabalpur

(MPSJA)

Advocates being an important stakeholders need to be trained as per the mandate of NJAC. Also, as per the direction of Hon’ble the Chief Justice vide notesheet dated 16.06.2014 and direction of  Hon’ble the Judge In-charge, Judicial Education

16.

Specialised Accounts Training Programme

All the Accountants of the District Courts

22.03.2018

&

23.03.2018

 

(two days)

BRBRAITT

As mandated by NJAC, specialized programme is to be imparted to the Accountants of all District
Courts for  better understanding of rules and regulations  regarding financial matters.

17.

Workshop for Prosecutors

 

District Prosecution Officers & Additional/Assistant Prosecution Officers

22.03.2018

&

  23.03.2018

(two days)

MPSJA

 

 

 

Same  as at Sl. No.9

18.

Sensitization Programme on – Juvenile Justice (Care & Protection of Children) Act, 2015 for Chairmen of  Child Welfare Committees

Chairmen of Child Welfare Committees

26.03.2018

&

27.03.2018

(two days)

MPSJA

Chairmen, CWC are important stakeholders in the implementation of JJ Act, 2015. Also, as directed by Juvenile Justice Committee of Supreme Court and High Court

19.

Workshop  for Investigators of Special Police Establishment

Investigators of Lokayukt, EOW  and Judges dealing with cases of Prevention under Corruption Act

 28.03.2018

(one day)  

MPSJA

Investigators dealing with cases under the Prevention of Corruption cases being important stakeholder need to be trained about the legal angle of the law relating to it. Also, as per the request of the Lokayukt Organization.

20.

Workshop on – Issues relating to Human Trafficking

Judges of all cadre

31.03.2018

(one day)

MPSJA

Looking to the alarming rise in the human trafficking cases, as per the request of Deputy Secretary, Ministry of Home Affairs, Government of India,   Judges of District Judiciary   are to be sensitized   on the issues and concerns  to deal with such  cases.

21.

Advance Course

    District Judges Entry Level  promoted in this year

02.04.2018

to

13.04.2018

 (two weeks)

MPSJA

 

 

 

 

 

Same  as at Sl. No.8

22.

Specialized Educational Programme at Forensic Science Laboratory, Sagar

Newly appointed/promoted Judges of HJS cadre

03.04.2018

to

05.04.2018

(three days)

Sagar

 

 

 

 

 

Same  as at Sl. No.13

23.

First Refresher Course 

Civil Judges Class II of 2016 Batch

16.04.2018

to

20.04.2018

 (five days)

MPSJA

Civil Judges Class II of 2016 Batch after their Induction Training were posted in regular Courts.  They have to be imparted five days Refresher Course for continuous judicial education purpose as per the approved scheme

24.

Induction Training Programme  

(First Phase) (Batch I)

 Newly Appointed Civil Judges Class II of 2018  Batch

23.04.2018

to

17.05.2018

(four weeks)

MPSJA

Appointment  process of  101  Civil Judges Class II in the year 2018 is under process and after their appointment, MPSJA has to impart Induction Training as per the approved Training Scheme,   in three phases after regular interval of field training   

25.

Sensitization Programme on –   Juvenile Justice (Care & Protection of Children) Act, 2015 for Special Juvenile Police Unit

D.S.Ps. posted as Special Juvenile Police Unit

28.04.2018

(one day)

MPSJA

There is a need to sensitize police about the handling of cases relating to juveniles as they are the first to come in contact with juveniles. Also, as per the request of the Additional Director General of Police (CID), Bhopal

26.

Regional Workshop on – Family Laws

 Principal & Additional Principal Judges of Family Courts and Judges dealing with matrimonial cases

04.05.2018

&

05.05.2018

(two days)

 Chhindwara

 

 

 

 

 

 

Same  as at  Sl. No.7

27.

Region al  Workshop on –  Motor Accident Claim Cases

Judges dealing cases under the Act

11.05.2018

&

12.05.2018

(two days) 

Ujjain

To focus on various legal and procedural issues concerning effective and expeditious disposal of cases dealt by Members of the Tribunal.

28.

Induction/Refresher Training on Law Relating to Juvenile Justice & Emerging Trends

 

  Principal Magistrates

of Juvenile Justice Boards

19.05.2018

&

20.05.2018

(two days)   

MPSJA

As per the mandate of Section 4 of the Juvenile Justice (Care & Protection of Children) Act, 2015, Induction Training has to be imparted to the newly appointed Principal Magistrates of Juvenile Justice Board within 60 days of their appointment.

29.

Workshop on – Juvenile Justice (Care & Protection of Children) Act, 2015 for the Members of the Juvenile Justice Boards

Members of Juvenile Justice Boards

 19.05.2018

&

20.05.2018

(two days)   

BRBRAITT, Jabalpur

Members of JJB perform important role while presiding over the Boards. There is need to guide them about the legal principles while adjudicating the cases. Also, as directed by Juvenile Justice Committee of Supreme Court and High Court

30.

Training of Trainers

Faculties   and Guest Faculties of  MPSJA

21.05.2018

to

25.05.2018

(five days)

MPSJA

As per the mandate of  NJAC, training is to be imparted to the Faculties and Guest Faculties of MPSJA to develop a reserve pool of the faculties

31.

Induction Training Programme  

(First Phase) (Batch II)

 Newly Appointed Civil Judges Class II of 2018 Batch

18.06.2018

to

12.07.2018

(four weeks)

MPSJA

 

 

 

 

 

Same  as at Sl. No.24

32.

Colloquium on – Issues and Challenges relating to cases under    Electricity Act

Special Judges dealing cases under the Act

22.06.2018

&

23.06.2018

(two days) 

Bhopal

The Judges are required to be sensitized in this particular area of law to meet the growing number of cases under the Electricity Act

33.

Regional Workshop  on – Negotiable Instruments Act

Judicial Magistrates of the Region

 

 30.06.2018

(one day) 

Dewas

To focus on various legal and procedural issues concerning expeditious disposal of cases relating to Cheque bounce which are pending in large numbers.

34.

Regional Educational  Programme on  –  Probate Jurisdiction

Judges dealing with such cases  

  01.07.2018

(one day)

Bhopal

To educate judges about the law relating to probate and scope of their jurisdiction. 

35.

Regional Workshop on – Family Laws

 Principal & Additional Principal Judges of Family Courts and Judges dealing with matrimonial cases

06.07.2018

&

07.07.2018

(two days)

 Ratlam

 

 

 

 

 

 

Same  as at Sl. No.7

36.

Specialized Educational Programme at State Medico-Legal Institute, Bhopal

Newly appointed/promoted Judges of HJS Cadre

09.07.2018

to

11.07.2018

(three days)

Bhopal

 

 

 

 

 

 

Same  as at Sl. No.10

37.

Regional Workshop  for Advocates

  Advocates of the region

  09.07.2108

to

12.07.2018

(four days)

Gwalior

 

 

 

Same  as at Sl. No. 15

38.

Foundation/Orientation  Course

(First Phase)

 

Directly  appointed District Judges Entry Level from the Bar

16.07.2018

to

02.08.2018

(three weeks)

MPSJA

The appointment orders of ADJs selected from the Bar are to be issued by the High Court shortly and MPSJA has to impart Induction Training as per the approved Training Scheme.

39.

Regional  Workshop on –  Motor Accident Claim Cases

Judges dealing cases under the Act

28.07.2018

&

29.07.2018

(two days)  

Satna

 

 

 

 

 

Same  as at Sl. No.27

40.

Specialised Educational Programme on  –  Domestic Violence   and offences against women

Judicial Magistrates dealing cases under the Act

04.08.2018

(one day)

Gwalior

 

 

 

 

Same  as at Sl. No.5

41.

Induction Training Programme  

(Second Phase) (Batch I)

Newly Appointed Civil Judges Class II of 2018 Batch

06.08.2018

to

31.08.2018

(four weeks)

MPSJA

After the First Phase Induction Training, these Civil Judges are imparted field training for a period of three months.  Thereafter, these Judges are to be imparted second phase induction training as per the approved scheme

42.

Workshop for Prosecutors

 

District Prosecution Officers & Additional/Assistant Prosecution Officers

20.08.2018

&

21.08.2018

(two days)

BRBRAITT, Jabalpur

 

 

 

 

Same  as at Sl. No.9

43.

Workshop  for Panel Lawyers

Panel Lawyers

24.08.2018

&

25.08.2018

(two days)

BRBRAITT, Jabalpur

To train Panel lawyers who perform important duty while providing legal representation to persons indigent nature. Also, as per the request of  State Legal Services Authority and JJC, High Court

44.

Workshop for Chief Judicial Magistrates

Chief Judicial Magistrates of the State

25.08.2018

(one day)

MPSJA

Chief Judicial Magistrates are the head of the Magisterial Courts and their role in administration of criminal justice at the level of district judiciary is significant.  Therefore, looking to their role and importance a workshop may be conducted.

45.

Sensitization Programme on –   Juvenile Justice (Care & Protection of Children) Act, 2015 for Special Juvenile Police Unit

D.S.Ps. posted as Special Juvenile Police Unit

27.08.2018

(one day)

MPSJA

 

 

 

 

Same  as at Sl. No.25

46.

Workshop  on Arrears of cases and reduction of old pending cases – Tools and Techniques

 Judges having large pendency

 01.09.2018

(one day)

MPSJA

As per the mandate of Arrears Committee of the High Court of M.P.

47.

Induction Training Programme 

(Second Phase) (Batch II)

 Newly Appointed Civil Judges Class II of 2018  Batch

04.09.2018

to

29.09.2018

(four weeks)

MPSJA

 

 

 

 

Same  as at Sl. No.41

48.

Specialized Educational Programme at State Medico-Legal Institute, Bhopal

Newly appointed/promoted Judges of HJS Cadre

10.09.2018

to

12.09.2018

(three days)

Bhopal

 

 

 

Same  as at Sl. No.10

49.

Workshop  for Medical Officers

 

 14.09.2018

(one day)

MPSJA/ BRBRAITT, Jabalpur

Medical Officer regularly perform medical inquiries in cases relating to criminal nature and are often called as witnesses. To educate them about the legal issues incidental thereto. 

50.

Regional Workshop  for Advocates

  Advocates of the region

17.09.2018

to

20.09.2018

Indore

 

 

 

 

Same  as at Sl. No. 15

51.

Workshop  on  –  Cyber Laws  and Electronic Evidence

Judges of District Judiciary

 22.09.2018

&

23.09.2018

(two days)

MPSJA

The cases relating to cyber crimes are on rise. There is a need to provide special training to judges to deal with cases relating to the same.

52.

Regional  Workshop on –  Motor Accident Claim Cases

Judges dealing cases under the Act

22.09.2018

&

23.09.2018

(two days) 

Gwalior

 

 

 

Same  as at Sl. No.27

53.

Workshop on – Land Acquisition Laws

 Judges of HJS Cadre

28.09.2018

&

29.09.2018

(two days)

Indore

The Judges are required to be sensitized in this public welfare legislation.  They need to be educated about the nuances and complexities involved in cases under the Land Acquisition Act, 1894 and the Right to Fair Compensation and Transparency in Land Acquisition,   Rehabilitation and Resettlement  Act, 2013

54.

Second Refresher Course

  

 Civil Judges Class II of 2014  Batch

01.10.2018

to

06.10.2018

 (one week)

MPSJA

Civil Judges Class II of 2014 batch has to be imparted one week Refresher Course for continuous judicial education purpose as per the approved scheme

55.

Workshop on – N.D.P.S. Act

Judges dealing cases under the Act

05.10.2018

&

06.10.2018

(two days)

MPSJA

The idea behind organizing this workshop is to equip the Special Judges dealing cases under the Act with requisite knowledge of various legal issues and skills for effective and expeditious dispensation of justice in this particular area of law.

56.

Regional Workshop on – Family Laws

 Principal & Additional Principal Judges of Family Courts and Judges dealing with matrimonial cases

05.10.2018

&

06.10.2018

(two days)

Sagar

 

 

 

 

 

 

Same  as Sl. No.7

57.

Workshop on – Consumer Protection Act, 1986

 

 

 Presidents of District Consumer Forum

 09.10.2018

&

10.10.2018

(two days)

MPSJA

Presidents of the Consumer Fora also perform judicial functions under the Consumer Protection Act. Also, as per the request of State Consumer Forum

58.

Workshop for Prosecutors

 

District Prosecution Officers & Additional/Assistant Prosecution Officers

12.10.2018

&

13.10.2018

(two days)

BRBRAITT

 

 

 

Same  as at Sl. No.9

59.

Workshop  on  –  Protection of Animal Rights

 Judicial Magistrates

 12.10.2018

&

13.10.2018

(two days)

MPSJA

To focus on various legal and procedural issues involved in cases relating to Govansh Vadh Pratishedh Adhiniyam, Prevention of Cruelty to Animals Act and Wild Life Protection Act.

60.

Foundation/Orientation  Course

(Second Phase) 

Directly  appointed District Judges Entry Level from the Bar

22.10.2018

to

02.11.2018

(two  weeks)

MPSJA

As per the approved Training Scheme Foundation course training for one month is to be imparted to the newly appointed ADJs. from Bar in two phases

61.

Workshop  for Panel Lawyers

Panel Lawyers

26.10.2018

&

27.10.2018

(two days)

BRBRAITT

 

 

 

Same  as at Sl. No. 43

62.

Regional Workshop  on  – Negotiable Instruments Act

Judicial Magistrates of the Region

 

03.11.2018

(one day)

Gwalior

 

 

 

Same  as at Sl. No.33

63.

Workshop on – Key issues and challenges under Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989

Special Judges dealing cases under the Act

16.11.2018

&

17.11.2018

(two days)

MPSJA

The idea behind organizing this workshop is to equip the Special Judges dealing cases under the Act with requisite knowledge of various legal issues and skills for effective and expeditious dispensation of justice in this particular area of law.

64.

Specialised Educational Programme   for the Presiding Officers of the Labour Courts

Presiding Officers of Labour Courts & Judicial Officers posted on deputation

24.11.2018

&

25.11.2018

(two days)

 

MPSJA

The Presiding Officers of the Labour Courts are under the administrative control of the High Court.  So specialized training is to be imparted for acquainting them with the nuances of the Labour Laws 

65.

Induction Training Programme  

(Third Phase) (Batch I)

 

Newly Appointed Civil Judges Class II of 2018 Batch

26.11.2018

to

21.12.2018

(four weeks)

MPSJA

After the Second Phase Induction Training, these Civil Judges are imparted field training for a period of three months.  Thereafter, these Judges have to be imparted third phase induction training as per the approved scheme.

66.

Workshop on – Key issues under the Anti-Corruption Laws

 

All Special Judges of the State appointed under the Act

30.11.2018

&

01.12.2018

(two days)

MPSJA

The idea behind organizing this Workshop is to equip the Special Judges dealing cases under the Act with requisite  knowledge  of various legal issues and skills for effective and expeditious dispensation of justice in cases involving corruption by public servants

67.

Specialized Educational Programme at State Medico-Legal Institute, Bhopal

Newly appointed/promoted Judges of HJS Cadre

05.12.2018

to

07.12.2018

(three days)

Bhopal

 

 

 

 Same  as at Sl. No.10

68.

Specialised Educational  Programme on – Protection of Children from Sexual Offences Act, 2012 (POCSO)

  Judicial Magistrates of Jabalpur Region  dealing cases  under the Act

15.12.2018

(one day)

Jabalpur

 As per Resolution of the Working Committee Meeting held on 04.12.2018

69.

Workshop  on Fiscal Laws

 Judges of District Judiciary

 22.12.2018

(one day)

Sagar

To focus on issues relating to Court Fees Act, Suit Valuation Act and other fiscal laws which are many times ignored resulting into loss to the exchequer.

70.

Specialised Educational  Programme on – Domestic violence and offences against women

  Judicial Magistrates of Jabalpur Region  dealing cases  under the Act

22.12.2018

(one day)

Jabalpur

 

 

 

Same  as at Sl. No.4

71.

Workshop  for Scientific Officers

Scientific Officers

To be decided on mutual basis

MPSJA/FSL, Sagar

Scientific Officers submit various reports to the courts and are also often called as a witness in cases relating thereto. It is important that they know the legal perspective of their reports. Also, as per request of FSL, Sagar.

72.

-do-

-do-

To be decided on mutual basis

MPSJA/FSL, Sagar

-do-

73.

Workshop  for Quasi-Judicial Adjudicators

Officers discharging quasi-judicial functions

To be decided

Other than judiciary members of the executive also perform quasi judicial functions. They need to be informed about the basic principles of law. Also, as mandated by NJAC & as directed by Hon’ble Judge In-charge, Judicial Education

74.

Workshop for Counsellors

Counselors appointed in Family Courts

To be decided after appointment of sufficient number  

….

As directed by  Committee  for Sensitization on Family Law  at  High Court Level in its meetings

 

  • Two  Educational Programmes at   Forensic Science Laboratory, Sagar shall be conducted on mutually agreed dates looking into the availability of dates.