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Report No. 80

Question No. 19

The replies on Question 19 reveal wide variety. The following are the ages suggested:

(a) High Court
One High Court High Court Judges 47-50 years.
Supreme Court Judges 55-58 years.
One High Court High Court Judges 40 years (lower age limit).
One High Court High Court Judges Round about 50 years.
Supreme Court Judges 55 years for direct recruitment.
One High Court High Court Judges 40-55 years.
Supreme Court Judges 50-60 years.
One High Court High Court Judges 45-55 years.
Supreme Court Judges 50-60 years.
One High Court High Court Judges No age consideration for High Court Judges.
Supreme Court Judges. 45-55 years (for member of the Bar only.)
One High Court High Court Judges (i) 45-55 years (for members of the Bar).
(ii) 55-58 years (for members of Judicial Service).
Supreme Court Judges. 50-60 years.
(b) High Court Judges
Chief Justice of a High Court High Court Judges
Supreme Court Judges
50 years (minimum).
55 years (minimum).
Some Judges of a High Court. High Court Judges Lower age limit 42 years (No upper age limit in the case of those persons in service).
Supreme Court Judges 50 years (lower age limit).
One Judge of High Court High Court Judges 45-55 years.
Supreme Court Judges 55-60 years.
One Judges of a High Court High Courts Judges 47-55 years.
Supreme Court Judges 55-62 years.
Four Judges of a High Court. High Court Judges 40-52 years.
Supreme Court Judges 50-58 years.
(c) A very eminent jurist High Court Judges
Supreme Court Judges.
50 years (minimum)
Both relaxable in case of extra ordinary qualifications.
(d) State Government
One State Government High Court Judges. 45-50 years.
One State Government High Supreme Court Judges. 50-55 years.
45-58 years normally.
One State Government Should have completed-
(i) 35 years for High Court.
(ii) 45 years for Supreme Court.
One State Government. The minimum age for appointment of Judges must be 50 years: Certainly younger persons may not be selected for the High Court. For Supreme Court, the minimum age should be 55 years.


Method of appointments of Judges Back




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