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Report No. 80

The Method of Appointment of Judicial

Chapter 1

Introductory

1.1. Reference to the Law Commission.-

According to letter dated 29th December, 1977, from the Secretary, Ministry of Law, Justice and Company Affairs, to the Member-Secretary, Law Commission, the Prime Minister directed that the question of the appointment of Judges of the High Courts and the Supreme Court be examined, and the Law Minister was of the view that this question should be referred to the new Law Commission so that the Commission might study the problem in depth and explore the possibilities of improvement. The latter also made reference to a suggestion that there should be an informal Consultative Panel consisting, perhaps, of three retired Chief Justices of the Supreme Court, and pointed out that there might be constitutional difficulties in having a Consultative Panel. There was also a reference in the letter to papers prepared by the Ministry on the subject.



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