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Report No. 116

Scales of Pay

5.9. The Service shall consist of two scales-the senior scale and the junior scale.

A. Senior Scale.- The holders of the following posts shall be eligible for the senior scale:-

(i) District and Sessions Judge;

(ii) Joint/Additional District and Sessions Judge; and

(iii) (a) Chief/Principal Judge of City Civil Court;

(b) Additional Chief/Additional Principal Judge of City Civil Court; and

(c) Judge of the Civil Court.

B. Junior Scale.- The holders of the following parts shall be in the junior scale:-

(i) Assistant Judge and Assistant Sessions Judge;

(ii) Chief/Additional Chief Metropolitan Magistrate; and

(iii) Chief Judge, Small Causes Court.

All persons recruited to the Indian Judicial Service upon the result of a competitive examination shall be placed in the junior scale initially. Those recruited by promotion to Indian Judicial Service from the State Judicial Service and those directly recruited from amongst the senior and experienced members of the Bar upon the recommendation of the High Court shall be placed in the senior scale. National Judicial Service Commission shall devise the senior and the junior scales of pay for the members of the Indian Judicial Service keeping in view the comparable scales in the Indian Administrative Service and in no case they shall be lower than comparable scales in the Indian Administrative Service or Central Civil Service, Class I, whichever is higher.



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