MADHYA PRADESH STATE JUDICIAL ACADEMY, JABALPUR

ANNUAL ACADEMIC CALENDAR FOR THE YEAR 2022

List of Courses/programmes as per Scheme 2021

S.No.

Name of the Programme

Target Group

Date

&

Duration

Venue

Object/ Reason

Part-I - Induction Training Course for Civil Judges (Entry Level)

1. (i)

 

Induction Training Course for Civil Judges (Entry Level)

(Institutional First Phase)

Civil Judges (Entry Level) of proposed recruitment 2022

(Group-I)

11.07.2022

to

06.08.2022

(four weeks)

MPSJA

As per the Information provided by the Examination Cell of the High Court, in the year 2022, 251 Civil Judges (Entry Level) may be appointed upto May, 2022 As per the Training Scheme, it is mandatory for the Academy to impart Induction Training in three phases after regular interval of field training

 

(ii)

Induction Training Course for Civil Judges (Entry Level)

(Institutional First Phase)

Civil Judges (Entry Level) of proposed recruitment 2022

(Group-II)

08.08.2022

to

03.09.2022

(four weeks)

MPSJA

(iii)

Induction Training Course for Civil Judges (Entry Level)

(Institutional Second Phase)

Civil Judges (Entry Level) of proposed recruitment 2022

(Group-I)

31.10.2022

to

26.11.2022

(four weeks)

MPSJA

 

(iv)

Induction Training Course for Civil Judges (Entry Level)

(Institutional Second Phase)

Civil Judges (Entry Level) of proposed recruitment 2022

(Group-II)

28.11.2022

to

24.12.2022

(four weeks)

MPSJA

Part-IIA - Orientation Training Course for District Judges (Entry Level) directly appointed from the Bar

2. (i)

Foundation Training Course for the District Judges (Entry Level) (Previous Phase)

District Judges (Entry Level) appointed directly from the Bar

30.05.2022

to

25.06.2022

(four weeks)

MPSJA

As per the Information provided by the Examination Cell of the High Court, in the year 2022, 47 District Judges (Entry Level) may be appointed upto March, 2022. As per the Training Scheme, it is mandatory for the Academy to impart Institutional Training as Foundation Course in two phases after regular interval of field training

(i)

Foundation Training Course for the District Judges (Entry Level) (Final Phase)

District Judges (Entry Level) appointed directly from the Bar

05.09.2022

to

01.10.2022

(four weeks)

 

MPSJA

Part-IIB - Institutional Advance Training Course for District Judges (Entry Level) on Promotion

3.

Institutional Advance Training Course for District Judges (Entry Level) appointed on promotion

District Judges (Entry Level) appointed on promotion from Civil Judge Senior Division

07.02.2022

to

05.03.2022

(four weeks)

MPSJA

As per the information available from the Examination Cell 25 District Judges (Entry Level) may be appointed through Suitability Test upto December, 2021. Some Judges may also be promoted from senior Civil Judges this year. As per the Training Scheme, it is mandatory for the Academy to impart Advance Course to District Judge (Entry Level) promoted from senior Civil Judge as well as Judges selected after facing the Limited Competitive Examination and through Suitability Test. The object behind this training is to provide necessary guidance to these Judges, as at this level, they are supposed to deal with not only sessions trials but also act as appellate/ revisional Court.

Part-III - Refresher Training Course for Civil Judges

 

4. (i)

Refresher Course for Civil Judges (Entry Level)

(on completion of 1 year of service)

Civil Judges (Entry Level) of 2019 Batch

21.03.2022

to

26.03.2022

(one Week)

MPSJA

104 Civil Judges (Entry Level) of 2020 Batch after their Induction Training were posted in regular Courts. As per the Scheme, this is mandatory training for them to refresh and update their legal knowledge and to discuss the practical problems faced after one year of holding independent courts.

Part-IV - Refresher Course for District Judges

5. (i)

Refresher Course for District Judges (Entry Level)

(on completion of 1 year of service)

District Judges

(Entry Level) appointed on promotion from Civil Judge Senior Division and recruited directly from Bar in 2020

11.10.2022

to

15.10.2022

(one Week)

MPSJA

As per the Training Scheme, it is mandatory for the Academy to impart Refresher training to the District Judges (Entry Level) to update and refresh their legal skills after one year of holding independent courts. 67 District Judges have to be imparted training.

Part-V - In-service/Mid-career Judicial Educational Programmes

 

6.

Refresher Course for Civil Judges

(on completion of 5 years service)

Civil Judges Senior Division

17.01.2022

to

22.01.2022

(one Week)

 

 

MPSJA

As per the Scheme, Civil Judges Class I after completion of their five years service are required to be imparted Refresher Training as continuous education programme to refresh and update their legal knowledge and also the new developments of law. 90 such Judges of 2013 Batch are to be imparted training.

7.

Refresher Course for District Judges

(on completion of 5 years service)

District Judges

(Entry Level & Selection Grade)

18.04.2022

to

23.04.2022

(one Week)

MPSJA

District Judges after completion of their five years service are required to be imparted Refresher Training as continuous education programme to refresh and update their legal knowledge and also the new developments of law. 55 such District Judges (Entry Level & Selection Grade) are to be imparted training

Specialized Judicial Educational Prgrammes to be conducted in the Academy

8.

Colloquium for District & Sessions Judges

Principal District & Sessions Judges of the State

08.01.2022

&

09.01.2022

(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, programme for all the District Judges of the State is to be organized.

9.

Awareness programme on – Identified Legal Issues

Judges of all cadre/ Advocates/Ministerial Staff/other stakeholders of Justice Dispensation System (as per the subject)

29.01.2022

(one day)

MPSJA/ Regional Training Centre Gwalior

Identified Legal Issues are required to be taken up from time to time. Therefore, the Academy felt the need to conduct specific programmes on Judicial Education from time-to-time for bringing awareness amongst the Judges and other stakeholders on those issues. Therefore, for organizing such programmes on any subject/topic provision has been made in the calendar

10.

Workshop on – Key issues relating to the Protection of Children from Sexual Offences Act, 2012

Judges dealing with cases under POCSO Act

18.02.2022

&

19.02.2022

(two days)

MPSJA

To educate the Judges regarding nuances of the amended Act and also to acquaint them with the procedure of proper implementation of particular field of law

11.

Symposium on – Key issues relating to Forest & Wild Life Laws

 

Judicial Magistrates dealing with cases under Forest & Wild Life Laws

11.03.2022

&

12.03.2022

(two days)

MPSJA

Forests and wild life are one of the most valuable resources and gifts of nature, they play a key role in the maintenance of climate, rain-patterns, water and soil conservation. Therefore, to sensitize the Judges on various issues of forest and wild life laws this programme is designed.

12.

Colloquium for Chief Judicial Magistrates

Chief Judicial Magistrates of the State

08.04.2022

&

09.04.2022

(two days)

MPSJA

The Chief Judicial Magistrates are the head of Magistracy Courts. Their role is very crucial pertaining to criminal administration of justice. So looking to their role and importance, programme for all the Chief Judicial Magistrates of the State is to be organized.

13.

Workshop on – Key issues relating to Juvenile Justice

(In collaboration with NIMHANS)

Principal Magistrates and all other stakeholders working under the system

01.07.2022

to

03.07.2022

(three days)

 

MPSJA

To sensitize all the stakeholders of Juvenile Justice System with the nuances of the Act for its better implementation. This progrmme is being conducted in collaboration with NIMHANS.

14.

Awareness programme on – Identified Legal Issues

Judges of all cadre/ Advocates/Ministerial Staff/other stakeholders of Justice Dispensation System

(as per the subject)

09.07.2022

(one day)

MPSJA/ Regional Training Centre Gwalior

Same as at Sl. No. 9

15.

Workshop on – Commercial Courts

Presiding Judges of Commercial Courts in the State

10.09.2022

&

11.09.2022

(two days)

MPSJA

Being a new concept, to update with law and procedure of Commercial Courts, this programme is necessary.

16.

Awareness programme on – Identified Legal Issues

Judges of all cadre/ Advocates/Ministerial Staff/other stakeholders of Justice Dispensation System

(as per the subject)

29.10.2022

(one day)

MPSJA/ Regional Training Centre Gwalior

Same as at Sl. No. 9

Specialized Judicial Educational Prgrammes to be conducted through online and other modes of telecommunication

17.

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

 

Judges dealing cases under PC & PNDT Act

12.02.2022

(one day)

MPSJA

The workshop is being held as per the resolution of Hon’ble Committee No. 39 of the High Court constituted for ‘Overseeing the progress of cases related to PC & PNDT Act, 1994 and the POCSO Act, 2012’ for imparting training to the Special Judges under the PC & PNDT Act.

18.

Interactive Session on – Key issues relating to cases of dishonor of cheque under the Negotiable Instruments Act, 1881

Judicial Magistrates

23.04.2022

(one day)

MPSJA

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

19.

Interactive Session on – Key issues relating to cases under the Protection of Women from Domestic Violence Act, 2005

Judicial Magistrates dealing with cases under PWDVA Act

07.05.2022

(one day)

MPSJA

Cases relating to domestic violence have 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.

20.

Interactive Session on – Key issues relating to offences and trial under the Electricity Act, 2003­

Special Judges dealing with cases under Electricity Act

25.06.2022

(one day)

 

MPSJA

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

21.

Workshop on – Key issues relating to Labour Laws

Presiding Judges of Labour Courts

30.07.2022

(one day)

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.

22.

Workshop on – Family Laws

 

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

27.08.2022

(one day)

MPSJA

Looking to the peculiar feature of family and matrimonial disputes, the law has throughout favoured a preferential and specialized treatment for their judicial determination. Therefore, to sensitize the Judges, this workshop is devised.

23.

Workshop on – Motor Accident Claim Cases

Judges dealing Motor Accident Claim Cases

24.09.2022

(one day)

MPSJA

To focus on various legal and procedural issues concerning effective and expeditious disposal of cases dealt by Members of the Tribunal and also to update their knowledge in particular field of law.

24.

Workshop on – Key issues relating to Land Acquisition Laws

Judges dealing with cases under Land Acquisition Laws

05.11.2022

(one day)

MPSJA

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

25.

Workshop on – Key issues relating to the Narcotic Drugs and Psychotropic Substances Act, 1985

Special Judges dealing with cases under NDPS Act

26.11.2022

(one day)

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.

26.

Workshop on – Key issues relating to the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989

Special Judges dealing with cases under SC & ST (PA) Act

03.12.2022

(one day)

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.

27.

Workshop on – Key issues relating to the Anti-Corruption Laws

Judges dealing with cases under Anti-Corruption Laws

10.12.2022

(one day)

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

Specialized Judicial Educational Prgrammes to be conducted at other Institutes

28. (i)

Specialized Educational Programme at State Medico Legal Institute, Bhopal

 

Newly appointed/ promoted Judges of HJS cadre

25.04.2022

to

27.04.2022

(three days)

Bhopal

Specialized Training Programmes are being organized at Medico-Legal Institute, Bhopal since 2012 to all the Judges of HJS cadre to get training on the working pattern and technical aspects particularly with respect to investigation of offences as well as to interact with the officers of the concerned department so as to develop an understanding towards the working modules of each other. In continuation to that this year also the Academy proposes to organize four programmes for the Judges of HJS cadre after getting consent from the Director, Medico Legal Institute, Bhopal.

(ii)

Specialized Educational Programme at State Medico Legal Institute, Bhopal

Newly appointed/promoted Judges of HJS cadre

04.07.2022

to

06.07.2022

(three days)

Bhopal

(iii)

Specialized Educational Programme at State Medico Legal Institute, Bhopal

Newly appointed/ promoted Judges of HJS cadre

27.09.2022

to

29.09.2022

(three days)

Bhopal

(iv)

Specialized Educational Programme at State Medico Legal Institute, Bhopal

Newly appointed/ promoted Judges of HJS cadre

21.11.2022

to

23.11.2022

(three days)

Bhopal

29. (i)

Specialized Educational Programme at State Forensic Science Laboratory, Sagar

Newly appointed/ promoted Judges of HJS cadre

16.04.2022

to

18.04.2022

(three days)

Sagar

Specialized Training Programmes are being organized at Forensic Laboratory, Sagar since 2012 to the Judges of HJS cadre to get training on the working pattern and technical aspects particularly with respect to investigation of offences as well as to interact with the officers of the concerned department so as to develop an understanding towards the working modules of each other. In continuation to that this year also the Academy proposes to organize four for Judges of HJS cadre after getting consent from the Director, FSL, Sagar.

(ii)

Specialized Educational Programme at State Forensic Science Laboratory, Sagar

Newly appointed/

promoted Judges of HJS cadre

16.07.2022

to

18.07.2022

(three days)

Sagar

(iii)

Specialized Educational Programme at State Forensic Science Laboratory, Sagar

Newly appointed/

promoted Judges of HJS cadre

17.09.2022

to

19.09.2022

(three days)

Sagar

(iv)

Specialized Educational Programme at State Forensic Science Laboratory, Sagar

Newly appointed/

promoted Judges of HJS cadre

19.11.2022

to

21.11.2022

(three days)

Sagar

Part-VI - Judicial Education Programmes for other stakeholders

 

30. (i)

Regional Workshop for Panel Lawyers

Panel Lawyers of Bench Indore

05.02.2022

&

06.02.2022

(two days)

 

Indore

The core activity of the High Court Legal Services Committee is to provide legal aid to the poor and marginalized sections of the society. In order to ensure quality legal aid to deserving litigants, Advocates included in the panel of HLSC need to be imparted training to acquaint them with their role in administration of Justice, nature of legal services and also to enrichment their competency and professional skills. With this objective, these programmes are designed.

 

(ii)

Regional Workshop for Panel Lawyers

Panel Lawyers of Bench Gwalior

26.03.2022

&

27.03.2022

(two days)

 

Gwalior

(iii)

Regional Workshop for Panel Lawyers

Panel Lawyers of Principal Seat

30.04.2022

&

01.05.2022

(two days)

 

Jabalpur/MPSJA

31. (i)

Regional Workshop for Advocates

(through online and other modes of telecommunication)

Advocates from the districts Jabalpur, Katni, Satna, Rewa, Sidhi, Sigrauli, Umaria, Shahdol, Anuppur, Dindori, Mandla, Balaghat, Seoni, Indore Dewas, Dhar and Jhabua

05.03.2022

&

06.03.2022

(two days)

MPSJA

Advocates being an important stakeholders need to be trained as per the mandate of NJAC. Training programmes to Advocates are designed to motivate them to join Judicial Services. The Training modules are designed to encourage the Advocates and to enhance their capacity and professional skills.

 

(ii)

Regional Workshop for Advocates

(through online and other modes of telecommunication)

Advocates from the districts Bhopal, Hoshangabad, Vidisha, Raisen, Sagar, Damoh, Chhatarpur, Tikamgarh, Panna, Chhindwara, Betul, Khandwa, Harda, Mandleshwar, Alirajpur, Ratlam and Mandsaur

23.07.2022

&

24.07.2022

(two days)

MPSJA

(iii)

Regional Workshop for Advocates

(through online and other modes of telecommunication)

Advocates from the districts Gwalior, Datia, Bhind, Morena, Sheopur, Shivpuri, Guna, Ashoknagar, Rajgarh, Vidisha, Shajapur, Narisinghpur, Ujjain, Neemuch, Barwani and Burhanpur

03.09.2022

&

04.09.2022

(two days)

MPSJA

32. (i)

Special Programme for Advocates on e-Court Project

(through online and other modes of telecommunication)

 

Advocates practicing in the State

26.02.2022

(one day)

MPSJA

As per the mandate of e-Committee, Special Programmes under e-Court Project need to be conducted for the Advocates.

(ii)

Special Programme for Advocates on e-Court Project

(through online and other modes of telecommunication)

 

 

Advocates practicing in the State

24.09.2022

(one day)

MPSJA

33.

Training Programmes for the Ministerial Staff of the District Courts

Ministerial Staff of the District

As per the dates proposed by the respective District Judge

(three days duration)

Concerned District Court

As per the mandate of NAJC Ministerial Staff being an important part of justice dispensation system, they have to be imparted training from time to time. MPSJA is imparting training Ministerial staff since 2013 at district headquarters. In continuation to that, this year also the Academy proposes to impart short-term training/basic training of three days duration to the newly appointed ministerial staff of each District Court of the State to ienhance their working skills. These programmes may be organized in each district headquarters.

Note: All Programmes, except those conducted online and other modes of telecommunication, shall be conducted offline at the venue. However, in case of exigencies, the offline programmes may also be conducted online and the venue may also be changed as per the need.