AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 80

6.28. Proposal for Judges' Appointment Commission not favoured.-

Most of the High Courts which have sent their views have expressed themselves against the formation of a Judges' Appointment Commission. It would seem that the word "Commission" gave rise to the reaction that what was sought to be established was something like the Public Service Commission, even though the appointment was to such august office as that of a High Court Judge. We can understand and well appreciate the reaction and in deference to that, we drop the suggestion about the appointment of the Judges' Appointment Commission.

While doing so, we would like to add that the idea behind the suggestion was not to have a body like the Public Service Commission, but to associate a high level panel consisting of persons known for their integrity, independence and judicial background in the matter of appointments with a view to eliminating the sway of political or other extraneous considerations and ensure scrutiny of appointments by a dispassionate body.



Method of appointments of Judges Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys