Law Commission of India
Ministry of Law & Justice
Government of India

    Papers Presented in
International Conference on ADR and Case Management
May 3 - 4, 2003  New Delhi




1.         Concept of Conciliation & Mediation & and their differences                
                       Mr. Justice M. Jagannadha Rao, Chairman, Law Commission of India


2.         Would Conciliation & Mediation succeed in our courts ? 
                      Mr. Justice M. Jagannadha Rao, Chairman, Law Commission of India


3.         Case Management and its Advantages 
                    Mr. Justice M. Jagannadha Rao, Chairman, Law Commission of India


4.         Fast Track Justice, Doctrine of ‘Nolo Contendere’ – Does it not deserve a trial?
                       Mr. Justice J.N. Bhatt, Acting Chief Justice, Gujarat High Court


5.         Study of the American legal system for procedural reforms in civil courts in India 
          Mr. Justice Mohit S. Shah, Judge Gujarat High Court


6.         Suggested Amendments to the Arbitration and Conciliation Act, 1996
                       Mr. Justice Mohit S. Shah, Judge Gujarat High Court


7.         Mediation – Realizing the potential and designing implementations strategies 
                         Dr. Justice Dhananjay Y. Chanderchud Judge, Bombay High Court


8.         Case Management and Court Administration
                          Mr. Justice Madan B. Lokur, Judge Delhi High Court.


9.         Note on the Mediation process 
                  Mr. Sriram Panchu, Indian Council for Mediation & Dispute Resolution, Chennai


10.       Conciliation proceedings under the Indian Arbitration, Conciliation Act, 1996 and CPC 
    Dr. V. Nageshwar Rao, ICADR, Hyderabad


11.       Case Management and ADR for Banking sector 
                          Mr. V. Adhivarahan, Research Student and Chief Law Officer


12.       Mediating mediations in India - Mr. Hiram E. Chodosh


13.       Case Management - Judge Fern M. Smith


14.       Case Management – A fundamental concept - Mr. Stephen E. Taylor


15.       Integration of the San Diego Superior Court Mediation pilot programme into case Management

                         Judge Linda Quinn


16.         Mediation – An overview of ADR  - Mr. Robert A. Goodin


17.       Mediation in the US legal system -  Mr. Edward P. Davis


18.       Judicial Council of California request for proposal: Mediation pilot programme


19.       San Diego Superior Court proposal: Mediation pilot programme


20.       San Diego Superior Court: Mediation pilot programme


21.       San Diego Superior Court Mediation pilot programme: Guidelines, policies and procedures


22.       Consultation Paper on Case Management - Law Commission of India


23.       Consultation Paper on ADR and Mediation Rules -   Law Commission of India


 24.      Bibliography on Mediation and Case Management


25.       Key Note Address delivered by Justice R.C. Lahoti, Judge, Supreme Court of India


26.       Court Annexed Mediation  - Niranjan J. Bhatt, Sr. Advocate, Ahmedabad.


27.       Co-Relation Between Mediation And Case Management - Niranjan J. Bhatt, Sr. Advocate, Ahmedabad.    


28.       Case Management –A Modern Concept - Niranjan J. Bhatt, Sr. Advocate, Ahmedabad.    


29.       Avoidance of Delay in the hearing of Notice of Motion -  Niranjan J. Bhatt, Sr. Advocate, Ahmedabad.


30.        Special Address by Dr S Muralidhar, Part-time Member, Law Commission of India