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Report No. 121

A New Forum for Judicial Appointments

Contents
Chapter I Introductory
Introductory (1)
Introductory (2)
Introductory (3)
Chapter II Historical Evolution of the Method of Appointment of Judges of the Superior Judiciary in India
Part I Historical Evolution of the Method of Appointment of Judges of the Superior Judiciary in India
Part II Constitutional Provisions Relating to Judiciary (1)
Constitutional Provisions Relating to Judiciary (2)
Chapter III Fall out of the System and Present Position
Fall out of the System and Present Position
Statement showing the strength and vacancies in various High Courts as on 30-6-86
Decisions to Create Posts (1)
Decisions to Create Posts (2)
Chapter IV Need and Justification for Change
Need and Justification for Change (1)
Need and Justification for Change (2)
Chapter V A Look around the World
A Look around the World
U.S.A.
United Kingdom
France
Australia
Canada
U.S.S.R.
Chapter VI Search for Solution
Search for Solution (1)
Search for Solution (2)
Chapter VII A New Model
A New Model (1)
A New Model (2)
Chapter VIII Technological Advances and its Use
Technological Advances and its Use
Chapter IX Corollary
Corollary
Annexure I The Law Commission is at present examining twin problems
Annexure II Statement Showing the Strength of the Judges of The Supreme Court Excluding the Hon'ble the C.J.I. from the Year 1981 to 1985
Annexure III The Year-Wise Information with Regard to Vacancies of High Court Judges Commencing from January, 1980 Till Today is as Follows
Andhra Pradesh High Court
Bombay High Court
Delhi High Court
Gauhati (Assam) High Court
Gujarat High Court
Himachal Pradesh High Court
Jammu & Kashmir High Court
Karnataka High Court
Kerala High Court
Madhya Pradesh High Court
Orissa High Court
Patna High Court
Punjab and Haryana High Court
Annexure IV Statement Showing the Number of Arrears, Mandays lost, Possible Disposal etc. During 1962-1986 in Supreme Court
Annexure V Statement Showing the Number of Arrears, Mandays lost, Possible Disposal and Possible Balance of Arrears During the Years 1981 to 1985
Annexure VI Statement of Replies Received from Various High Courts
Statement of Replies Received from Various High Courts
Statement of Replies Received from Various High Courts


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