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Report No. 80

Question No. 18

(a) Six High Courts have specifically dealt with this Question. One is in favour of a convention for appointing one-third Judges from outside the State subject to its observation on Question 12 (supra). Another High Court favours a common pool but has pointed out that outsiders will have difficulty of language. The remaining four High Courts are opposed to the suggestion put forth in the Question.

(b) Some Judges of a High Court are opposed, and so are five Judges of another High Court, four of them adding that second-rate persons will get in (if the suggestion is implemented).

(c) A very eminent jurist is, however, in favour of having a common panel or pool of persons who have given their consent to being appointed outside the State.

(d) Of the State Governments, three welcome a common pool; one is against it. A Law Secretary is also against it.



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