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Report No. 80

Appendix 1

Circuit Judges Nomination Commission in U.S.A.

1. in U.S.A., Presidential Order 11972 has established a circuit judges nominating commission to supply the President with names of the "best qualified" persons for appointment to the United States Courts of Appeal.1

The Order provides for a commission of thirteen panels, one for each of the federal circuits, except the Fifth and Ninth circuits, which will have two each. The Panels will be appointed by the President when a vacancy exists on a court of appeals, and their purpose will be to recommend to the President for nomination "persons whose character, experience, ability and commitment to equal justice under law fully qualify them to serve in the federal judiciary".

Each panel will have not more than eleven members, including its Chairman, and must include "members of both sexes, members of minority groups, and approximately equal numbers of lawyers and non-lawyers".

1. Note in (April, 1977) American Bar Association Journal, 554, referring to Executive Order No. 11972, U.S. Circuit Judges Nomination Commission: Presidential Documents, Vol. 13, No. 8, p. 214, dated 21st February, 1977.



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