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Report No. 80

6.2. Present scheme sound.-

After giving the matter our earnest consideration, we agree with the High Courts and are of the view that the present constitutional scheme, which was evolved by the framers of the Constitution after much reflection and after taking into account the various modes of appointment in different countries, is basically sound. It has worked, on the whole, satisfactorily and does not call for any radical change. There are, however, certain aspects of the working of the scheme about which we consider it necessary to make recommendations with a view to bringing about what we believe to be improvement in the working of the scheme. We shall make our recommendations when dealing with different aspects of the matter.



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