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Report No. 80

Question No. 14

(a) The only High Court that has favoured the proposal for a Judges Appointment Commission is of the view that the proposed Commission should not have a power to initiate any new name for appointment of Judges of High Court or Supreme Court or Chief Justice of the High Court. As regards Chief Justice of the Supreme Court, when all other Judges of the Supreme Court in the order of seniority are unsuitable, then a new name for the Chief Justice of the Supreme Court may be initiated by the proposed Commission.

(b) One Judge of a High Court is of the view that the proposed Commission should have no power to initiate new names.

(c) According to a very eminent jurist, the proposed Commission should have power to initiate new names for Judges, but not for the Chief Justiceship.

(d) Of the two State Governments that favour a Commission, one is of the view that the Commission should have power to initiate a new name, while the other is opposed on the ground that the Commission is a consultative body.



Method of appointments of Judges Back




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