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Report No. 80

5.14. View of Administrative Reforms Commission.-

The recommendations of the Study Team were considered by the Administrative Reforms Commission.1 The Administrative Reforms Commission did not agree with the Study Team and felt that the existing procedure and method of appointment of High Court Judges should continue. The Administrative Reforms Commission, however, recommended that the role of the Ministry of Home Affairs should be taken over by the Ministry of Law. This recommendation of the Administrative Reforms Commission was accepted by the Government.

Since 1971, a separate Department of Justice has been formed to deal, inter ailia, with matters relating to appointment of Judges. The Home Secretary is currently designated as Secretary, Department of Justice. The Minister in charge of the Department is, however, the Minister of Law, Justice and Company Affairs. The procedure for appointment of Judges was not, however, changed.

1. Administrative Reforms Commission Report, (1969 June) H.D. 24 (Ordinary), Chapter VII, p 39 and 40.



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