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Report No. 95

9. Will it be correct to say that the Judges of the Supreme Court and the High Courts are not commanding that prestige which they used to command in the past only because their salaries are very much lower than the earnings of leading advocates?

From time to time successive Law Ministers have ruefully lamented about the unwillingness of the leading advocates to accept judgeships because of the poor financial benefits. Even in the United States of America the salaries of Supreme Court Judges are very much lower than'the emoluments of leading lawyers and Justice Fortes had to suffer 90 per cent cut in his emoluments when he was appointed as Judge of the Supreme Court. [The Brethren-page 20]. The Chief Justice of the United States gets a salary of $ 92,400 while the Associate Judges get $ 88,700 per annum.

Sometimes the Chief Justices of the State Supreme Courts were getting salaries more than that of the Chief Justice of the United States. Some bright boys fresh out of a law school were starting at $ 40,000 a year while law firm partners in the age group 49-51 were making $ 194,600 on the basis of 90th percentile. Even amongst the federal Judges who get a salary of about $ 57,500. 7 had resigned in the 1950s while the number of resignation has risen to 24 during the past decade. Because of the poor economic compensation 56 of the Federal Judges are continuing to work full time even though they became entitled to retire as long back as in June, 1960.



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