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Report No. 80

VII. Consultative Panel

6.27. Consultative panel.-

The question of appointment of a consultative panel may next engage our attention. As mentioned earlier,1 the Secretary, Ministry of Law, Justice and Company Affairs, Department of Legal Affairs in his letter dated December 29, 1977, to the Law Commission, had referred to the suggestion about having an informal consultative panel consisting perhaps of retired three Chief Justices of the Supreme Court. The letter also pointed out the constitutional difficulty about having such a panel. The Chairman of the Law Commission thereafter sent a letter incorporating his views in the matter.

Those views have already been reproduced earlier.2 Letter dated March 1, 1978 was thereafter received from the Ministry of Law, Justice and Company Affairs by the Chairman of the Law Commission. A note was then prepared.3 A copy of the same was sent to the Supreme Court and the various High Courts and others concerned for expression of their views on the suggestion contained in the note. In paragraph 3 of that note, it was stated:

"(3) After we have crossed the constitutional hurdles, the appointment of the Informal Consultative Panel (perhaps, it would be better to call it 'Judges Appointment Commission') (hereinafter referred to as the 'Commission') is desirable."

1. See Chapter 1, supra.

2. See Chapter 1, supra.

3. See Appendix 2.



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