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Report No. 80

4.9. Variation in above description in regard to High Court common to two States.-

The Provincial Constitution Committee1 accepted this proposal. In the meantime, the proposal to set up a Council of State was abandoned. The Committee accordingly proposed that the Judges of the High Court should be appointed by the President of the Federation in consultation with the Chief Justice of the Supreme Court, the Governor of the Province and the Chief Justice of the High Court, except when the Chief Justice himself was to be appointed.2

1. Provincial Constitution Committee Report, Part II, para. 1; B. Shiva Rao The Framing of India's Constitution, (1967), Vol. 2, pp. 656, 662 (June-July 1947).

2. For various suggestions received, see B. Shiva Rao The Framing of India's Constitution, (1967), Vol. 2, pp. 629-630.



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