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Report No. 58

High Court Judges

(1) The age of retirement of High Court Judges should be raised from 62 to 65 years.

(2) Judges of the High Courts should be provided with a free unfurnished house, or, in lieu thereof, a suitable amount of house-rent allowance. The option should be left to the Judges in this matter. It may be provided that, in regard to High Courts situated in cities notified as "A" class for the purpose of the general rules in force for the drawl of house rent allowance, the house rent should be Rs. 500 per month, and in regard to other cities, it should be Rs. 350 per month.

(3) A car allowance of Rs. 300 per month should be given to Judges of the High Courts.

(4) In regard to pensionary benefits, a broad rule is recommended that High Court Judges who have rendered ten years of service or more should, on retirement by superannuation, get by way of pension half their monthly salary.

If a High Court Judge retires otherwise than by superannuation, after completing ten years of service or more, he should be entitled to a pension of Rs. 1,000 per month. Similarly, if a High Court Judge retires (otherwise than by superannuation) after completing less than ten years of service, he should be entitled to proportionate pension not exceeding Rs. 500 per month, (the amount will be determined proportionately according to the length of service, subject to the maximum of Rs. 500 per month).

(5) If a sitting High Court Judge dies, his widow should receive a monthly pension of Rs. 500 or of an amount equal to half the pension to which the Judge would have been entitled, if he had retired on the date of his death, whichever is higher. This pension should be paid to the widow during her lifetime.

(6) In regard to the Chief Justice of a High Court retiring on superannuation, the recommendation is 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.

In no case should he get less than the maximum pension of a puisne Judge of the High Court.

(7) Free medical attendance and other medical benefits, available to the High Court Judges in service, should be available to them even after retirement.

(8) With regard to the conditions of service of a Judge of a High Court, for which no express provisions has been, made in the High Court (Conditions of Service) Act, 1954, they should be equated to a Secretary to the Central Government.



Structure and Jurisdiction of the Higher Judiciary Back




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