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Report No. 80

Question No. 17

(a) Of the High Courts, only thrpe have specifically answered this question. One has stated that it should be the "invariable convention" that the seniormost Judge be appointed as Chief Justice of the Supreme Court. According to another High Court, this should be the "normal convention"," and the question of approval by the Commission does not arise. According to the third, the existing scheme should not be thrown over board.

(b) According to one High Court Judge, the existing scheme should not be thrown overboard.

(c) A very eminent jurist who has replied to the Questionnaire in great detail has made no suggestion for any new scheme for appointment of Judges.

(d) Of the State Governments that have dealt with Question 17, one is opposedto any such convention while the other has suggested that for one appointment, there should be a panel of three names for consideration for appointment of a Judge before the Government. Choice must be left open to the Government, who will select one out of those three.



Method of appointments of Judges Back




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