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Report No. 80

3.3. United Kingdom.-

In the United Kingdom, all the superior Judges-that is to say, the Judges of the House of Lords (the Lords of Appeal, who sit in the House of Lords), Judges of the Court of Appeal, Judges of the High Court, Circuit Judges and Recorders-are appointed by the Crown acting on the advice of the appropriate Minister. The Prime Minister nominates the Law Lords, the Lord Justices of Appeal, the Lord Chief Justice, the Master of the Rolls and the President of the Family Division.1 It is commonly assumed that the Prime Minister is guided in this respect by the Lord Chancellor.2

The Lord Chancellor nominates ordinary (puisne) Judges of the High Court, Circuit Judges, Recorders and Deputy High Court and Circuit Court Judges.2

1. Jackson Machinery of Justice in England, (1977), pp. 859-860.

2. Jackson Machinery of Justice in England, (1977), p. 460.



Method of appointments of Judges Back




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