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Report No. 245

Table XIII: Additional Number of Judges Required

Additional no. of Judges for Breakeven

No. of Judges to clear blocking in:

Vacancies (Dec.' 12)

Sanctioned Strength (Dec.' 12)

Total Number of judges required

1 yr

2 yrs

3 yrs

Andhra Pradesh Subordinate Courts

Higher Judicial Service

3

121

61

41

43

179

Need for an additional 44 to 124 judges in the higher judicial service and 247 to 779 judges in the subordinate judicial service.
Subordinate Judicial Service

-20

799

400

267

64

661

Bihar Subordinate Courts

Higher Judicial Service

50

928

464

310

201

503

Need for an additional 360 to 978 judges in the higher judicial service and 1788 to 5035 judges in the subordinate judicial service.
Subordinate Judicial Service

164

487
1

2436

162
4

356

984

Delhi Subordinate Courts

Higher Judicial Service

-10

103

52

35

31

226

Need for an additional 25 to 93 judges in the higher judicial service and 0 to 78 judges in the subordinate judicial service.
Subordinate Judicial Service

-130

208

104

70

115

382

Gujarat Subordinate Courts

Higher Judicial Service

-31

255

1282

85

137

312

Need for an additional 54 to 224 judges in the higher judicial service and 449 to 1677 judges in the subordinate judicial service.
Subordinate Judicial Service

-166

184
3

922

615

492

1351

Himachal Pradesh Subordinate Courts

Higher Judicial Service

0

9

5

3

3

43

Need for an additional 3 to 9 judges in the higher judicial service and 38 to 80 judges in the subordinate judicial service.
Subordinate Judicial Service

16

64

32

22

11

89

Jammu and Kashmir Subordinate Courts

Higher Judicial Service

2

34

17

12

11

67

Need for an additional 14 to 36 judges in the higher judicial service and 19 to 63 judges in the subordinate judicial service.
Subordinate Judicial Service

-4

67

34

23

11

139

Jharkhand Subordinate Courts

Higher Judicial Service

17

193

97

65

47

174

Need for an additional 82 to 210 judges in the higher judicial service and 198 to 580 judges in the Subordinate judicial service.
Subordinate Judicial Service

7

573

287

191

58

329

Karnataka Subordinate Courts

Higher Judicial Service

22

148

74

50

119

332

Need for an additional 72 to 170 judges in the higher judicial service and 250 to 688 judges in the subordinate judicial service.
Subordinate Judicial Service

30

658

329

220

220

754

Kerala Subordinate Courts

Higher Judicial Service

-6

126

63

42

6

134

Need for an additional 36 to 120 judges in the higher judicial service and 82 to 196 judges in the subordinate judicial service.
Subordinate Judicial Service

25

171

86

57

22

281

Punjab Subordinate Courts

Higher Judicial Service

6

47

24

16

28

128

Need for an additional 22 to 53 judges in the higher judicial service and 6 to 160 judges in the subordinate judicial service.
Subordinate Judicial Service

-71

231

116

77

57

403

Haryana Pradesh Subordinate Courts

Higher Judicial Service

-2

56

28

19

21

153

Need for an additional 17 to 54 judges in the higher judicial service and 16 to 159 judges in the subordinate judicial service.
Subordinate Judicial Service

-56

215

108

72

70

375

Chandigarh Subordinate Courts

Higher Judicial Service

1

5

3

2

0

6

Need for an additional 3 to 6 judges in the higher judicial service and 0 to 4 judges in the subordinate judicial service.
Subordinate Judicial Service

-3

7

3

2

0

14

Sikkim Subordinate Judiciary

Higher Judicial Service

2

1

1

1

5

9

Need for an additional 3 judges in the higher judicial service and 0 judges in the subordinate judicial service.
Subordinate Judicial Service

-2

1

1

1

2

8

Uttarakhand Subordinate Judiciary

Higher Judicial Service

-5

21

11

7

9

51

Need for an additional 2 to 16 judges in the higher judicial service and 29 to 82 judges in the subordinate judicial service.
Subordinate Judicial Service

3

79

40

26

62

170

A closer look at the foregoing analysis of the data and evaluating various methods as discussed the Commission considers it important to emphasize the following:



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