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Report No. 80

3.7. Canada.-

In Canada,1 judges of the superior courts are appointed by the Governor-General and hold office during good behaviour, but are removable by the Governor-General on the address of the Senate and House of Commons.1

According to a statutory provision,2 "the Supreme Court shall consist of a Chief Justice to be called the Chief Justice of Canada and eight puisne judges who shall be appointed by the Governor-General-in-Council by letters patent under the Great Seal".

1. Sections 96 to 99, British North America Act, 1867.

2. Revised Statutes of Canada, (1970), Chapter S-19, section 4; Gall The Canadian Legal System, (1977), p. 107.



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