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Report No. 80

2. Functions of the Panel in U.S.A.-

The functions of the panels are outlined in the Order as follows:-

"A panel shall begin functioning when the President notifies its Chairman that he desires the panel's assistance in aid of his constitutional responsibility and discretion to select a nominee to fill a vacancy on a United States Court of Appeals. Upon such notification, the panel shall:-

(a) Give public notice of the vacancy within the relevant geographic area, inviting suggestions as to potential nominees;

(b) Conduct inquiries to identify potential nominees;

(c) Conduct inquiries to identify those persons among the potential nominees who are well-qualified to serve as a United States circuit judge; and

(d) Report in confidence to the President, within sixty days after the notification of the vacancy, the results of its activities, including its recommendations as to the five persons whom the panel considers best qualified to fill the vacancy."



Method of appointments of Judges Back




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