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Report No. 58

Pension of Chief Justice of High Court to be increased

10.34. Sixthly, in regard to the Chief Justice of a High Court retiring on superannuation, we recommend that if a Judge functions as Chief Justice for five years or more, he should get, as his pension, half his salary as Chief Justice. If he functions as Chief Justice for less than five-years, his pension should be proportionately determined. But in no case should his pension be less than the maximum pension of a High Court Judge.



Structure and Jurisdiction of the Higher Judiciary Back




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