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Report No. 72

7. View expressed in the Fourteenth Report of the Law Commission.-

The Law Commission presided over by Mr. M.C. Setalvad in its Fourteenth Report1 expressed its view against permitting retired Judges to start practice. The Commission also expressed its unhappiness even on the change made in Article 220 as a result of which the Judges of the High Court were granted a limited right to practise. In the opinion of the Commission, such practice greatly detracted from the dignity of the courts and the administration of justice generally.

1. Law Commission of India, 14th Report (Reform of Judicial Administration), Vol. I.



Restriction on Practise after being a Permanent Judge Back




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