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Report No. 80

3.18. Analysis.-

It would be useful to analyse the material contained in the above discussion. The various provisions fall into the following broad groups:-

(a) no special provision for consultation before appointing judges;

(b) provision for consultation with the Chief Justice or other members of the judiciary before appointing judges;

(c) provision for consultation with a judicial council, judicial service commission or other similar body;

(d) provision for consultation with the legislature, or a body elected by it, or approval of the legislature;

(e) provision for consultation with, or approval of, an agency not falling within the above category; and

(f) election of the Judges.

1. Constitution of Nepal, Articles 69, 23(1) and 23(2).



Method of appointments of Judges Back




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