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Report No. 80

Question No. 4

(a) One High Court favours the proposal for Judges Appointment Commission. Six High Courts are opposed to having a judges Appointment Commission.

(b) Chief Justice and five Judges of one High Court are opposed to it. One Judge of mother High Court favours it.

(c) A very eminent jurist agrees with the proposal for having a Judges' Appointment Commission. (He has made detailed suggestion in this behalf).

(d) Two State Governments consider it to be desirable. Two State Governments and one Law Secretary regard it as not desirable.



Method of appointments of Judges Back




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