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Report No. 80

3.14. Japan.-

The position in Japan is as follows:1

The Judges of the Supreme Court of Japan are appointed by the Cabinet, except the Chief Justice (described in the Constitution as "Chief Judge") who is formally appointed by the Emperor after nomination by the Cabinet. The Constitution further provides-

"The appointment of the judges of the Supreme Court shall be reviewed by the people at the first general election of members of the House of Representatives following their appointment, and shall be reviewed again at the first general election of members of the House of Representatives after a lapse of ten (10 years) and in the same manner thereafter. In cases mentioned in the foregoing paragraph, when the majority of the voters favours the dismissal of a judge, he shall be dismissed."2

1. Articles 6 and 79, Constitution of Japan.

2. Constitution of Japan, Article 72(2), (3).



Method of appointments of Judges Back




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