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Report No. 80

3. Standards for selection.-

The Order sets these standards for the selection of proposed nominees:-

(a) Before transmitting to the President the names of the five persons it deems best qualified to fill an existing vacancy, a panel shall have determined:-

(i) that those persons are members in good standing of at least one State bar, of the District of Columbia bar, and members in good standing of any other bars of which they may be members;

(ii) that they possess, and have reputations for, integrity and good character;

(iii) that they are of sound health;

(iv) that they possess, and have demonstrated, outstanding legal ability and commitment to equal justice under law;

(v) that their demeanor, character and personality indicate that they would exhibit judicial temperamount if appointed to the position of United States circuit judge.

(b) In selecting persons whose names will be transmitted to the President, a panel shall consider whether the training, experience, or experience of certain of the well-qualified individuals would help to meet a perceived need of the court of appeals on which the vacancy exists.

(c) To implement the above standards, a panel may adopt such additional criteria or guidelines as it considers appropriate for the identification of potential nominees and the selection of those best qualified to serve as United States circuit judges.

No commission member may be considered as a potential nominee while serving or for one year after service. Members will receive no compensation but may be allowed travel expenses.



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