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Report No. 77

Q. 18. Misbehaviour or incapacity.-

Two suggestions have been made to facilitate the quiet disposal of cases in the High Courts-

(a) Persistent and serious unpunctuality should be declared as misbehaviour for the removal of a High Court Judge under Article 257, proviso (b), read with Article 124(4) of the Constitution.

(b) Inadequacy in the disposal of cases which is both serious and persistent in the opinion of the Chief Justice should be declared as incapacity for the removal of a High Court Judge under Article 217, proviso (b), read with Article 124(4) of the Constitution.



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