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Report No. 80

3.16. (Sri Lanka) Ceylon.-

The earliest precedent for Judicial Service Commission is to be found in the erstwhile Constitution of Ceylon (now Sri Lanka).1

According to Articles 52 to 56 of that Constitution, the Chief Justice and puisne judges of the Supreme Court and the Commissioners of Assize were required to be appointed by the Governor-General, while other judicial officers were required to be appointed by the Judicial Service Commission consisting of the Chief Justice, a judge of the Supreme Court and one other person.

1. Paras. 52(1), 53, 54, 55, 56, Ceylon Constitution Order-in-Council; Peasless Constitutions of Nations, 2nd Edn., (1956), Vol. 1, pp. 464, 465.

3.17. Consultation with other bodies.-

Then, the Constitution may contemplate that the head of the State may consult a body which does not consist entirely of the judiciary, and which is also not a branch of the legislature.1



Method of appointments of Judges Back




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