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Report No. 80

Question No. 11

(a) According to one High Court, a Judge from outside be appointed as Chief Justice only in the circumstances mentioned in Question 10. In another High Court, the Chief Justice agrees with the suggestion, while other Judges are opposed. Five High Courts are opposed to the suggestion.

(b) In regard to individual Judges, some Judges of one High Court, and some Judges of another High Court, are opposed.

(c) A very eminent jurist agrees with the suggestion.

(d) One State Government agrees with the suggestion, but stresses that considerations of regional language claim should be kept in mind.

One Law Secretary is of the view that an outsider be appointed as Chief Justice, but only when the seniormost Judge is unsuitable.

One State Government has not specifically dealt with this Question. Two are opposed.



Method of appointments of Judges Back




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