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Report No. 58

Problems dealt with by administrative service not so complex

10.9. Besides, the problems which the administrative branch of the public service has to face are, by and large, not so complex, sensitive or difficult as are the problems which the higher judiciary has to face. Thus, the nature of work performed by the two branches, the administrative and the judicial, also materially differs. It is in the light of these circumstances that we take the view that the position of the administrative service is not comparable to that of the higher judicial service and, from that point of view, in dealing with the problem of the terms and conditions of service of the High Court Judges, the emoluments paid to the public servants in the administrative branch should treated as irrelevant.



Structure and Jurisdiction of the Higher Judiciary Back




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