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Report No. 80

7.7. Age for appointment to Supreme Court.-

We may now deal with the question of age for appointment to the office of Supreme Court Judge. As mentioned earlier1, the cream of the judicial talent of the country should, in our view, be represented on the Supreme Court. Apart from the fact that the judges should be persons possessing legal acumen and a sound knowledge of constitutional and other law, it is essential that they should have within them that great quality which eludes description, but which comes with the passage of years and as a result of long contemplation and reflection-the quality which gives depth to the judgment and winch is known as maturity.

More than in any other court, it is in the Supreme Court that we cannot do without that quality. To ensure that, we recommend that the proper age for appointment to the office of Supreme Court Judge should be between 54 and 60. The upper age limit would ensure that judges appointed to the court would have a tenure of at least 5 years.

1. See para. 7.2, supra.

7.8. We are conscious of the fact that there have been judges who have been appointed in the past to the court at an age less than 54 years and who have distinguished themselves. Looking, however, to all the facts and keeping in view the general rule, we consider that in future no appointment should be made of a person to the bench of the Supreme Court at an age less than 54.



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