AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 95

2.3. Some clarifications with reference to points arising out of the questionnaire.-

Some of the replies to the questionnaire have expressed an anxiety that the Supreme Court of India1 should continue to remain at the apex of the administration of justice in India and that nothing should be done to affect the unity and integrity of the Supreme Court. We highly appreciate this concern, and would like to make it clear that the idea put forth in this Report is not intended to lower the status of the Supreme Court in any manner. Rather, the sole object of the present inquiry is to suggest measures needed to maintain a high quality of disposal of judicial business. As will be seen from the detailed issues set out later,2 there is no questioi of making alterations in the Qualifications and modality of appointment of Supreme Court Judges, except such as are absolutely consequential on the creation of a separate division within the Supreme Court for constitutional matters.3

1. Law Commission Collection, p. 1/18 (A sitting Chief Justice).

2. Chapter 6, infra.

3. Para. 6.8, infra.



Constitution Division within the Supreme Court Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys