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Report No. 118

Annexure II

Sl. No

State

Categories of Sub-Judges

Agency for Recruitment

Representation of other bodies and their power

Appointing authority

Eligibility

Quota for Recruitment

Method

Language Requirement

Emergency Requirement

Disqualification

Educational Qualification

Age

Experience

Written Exam

Viva voce

Both

Bar

Other

1

2

3

4

5

6

7

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9

 

10

 

11

 

12

13

14

1.

Andhra Pradesh

1. Subordinate judge
2. District Munsifs
Public Service Commission A Judge of the High Court but no power to award marks Governor Transfer-
(I) Law Degree
(ii) Passed the Exam. In law of Practice and Procedure
District recruitment- below 32 years Transfer- below 45 years Actual Practice for atleast three years. - Direct recruitmen.- first four Transfer-every fifth     Yes - - Bigamy

2.

Assam (Only extracts of the Rules made available to the Law Commission)

Grade I, II,III Grade III Public Service Commission High Court - Governor         Direct recruitmen.-50% and selection from the Members of the Bar 50% Yes          

3.

Bihar

I-subordinate Judge
II-Munsifs
Public Service Commission An Officer of the High Court to advise Governor Graduate degree in Law 23-31 years One year         Yes Hindi   Bigamy but relaxable

4.

Maharashtra

Class I consists of six categories High court/Public Service Commission   Governor/High Court   21-45 years-varies with different categories Yes   Varies   Yes   .Marathi Retired judges may be appointed  

5.

Delhi

Grade I and Grade II High Court (I) Chief Justice or a Judge of the High Court deputed by the Chief Justice.
(ii) Two Judge of the High Court nominated by the Chief Justice.
(iii) Chief Secretary, Delhi Administration.
(iv) A Secretary of the Delhi Administration nominated by the Administrator.
Administrator Practicing advocated or qualified to be registered as on advocate Not more than 32 year     100% direct recruitment     Yes Hindi and English   Bigamy but relaxable

6.

Gujarat

Junior Branch Class I and Class II Public Service Commission High Court Governor L.L.B. (Special) A degree or qualified to be enrolled as an Advocate (I) 21-35 years.
(ii) Upto 45 years for certain State Govt. Officials
3 years and 5 years   100% direct recruitment     Yes English, Hindi and Gujarati    

7.

Har yana

Sub-judge Public Service Commission   Governor Law Degree for direct recruits 23-30 years (relaxable upto 35 years for pleaders who have practised for more than two years.) Relaxable upto 37 years for certain categories. 4 years   (I) Direct recruitment (ii) H.C.
S. (Executive Branch)
(iii) H.C.
S. (Executive Branch) with law Degree Provided that the quota for category (iii) shall not exceed 20% of direct recruit
    Yes Hindi   Bigamy but relaxable

8.

Himachal Pradesh

Grade I and Grade II Public Service Commission High court Governor Degree in Law 21-30 years relaxable upto 40 years for certain categories     100% direct recruitment     Yes Hindi Governor may appoint from H.A.S. Officers of graduate in Law Bigamy but relaxable

9.

Karnataka

I-Civil Judge II-Munsif A committee of five Judge of the High Court constituted by the High court of karnataka     Degree in Law 25-38 years 4 years         Yes Kannada and English    

10.

Kerala

Civil- I-Subordinate judge
II-Munsif
Public Service Commission   Governor Degree in Law Below 35 years 5 years   Every first and third direct recruitment and every second by transfer.     yes   Yes, provided that that incumbent fulfils that qualification  
Criminal:-4 categories of Magistrate Public Service Commission   Governor Degree in Law Below 32 years 3 years   Alternatively by direct recruitment and transfer from certain officers of the State Govt. 100% direct recruitment     yes   -do-  

11.

Madhya Pradesh (Recruitment Rules yet to be finalized but the practice in the State is indicated

Civil Judge Grade I and Grade II Public Service Commission   Governor Degree in Law 20-30 years   - 100% direct recruitment     Yes -    

12.

Manipur

Grade II-sub-Judge/Chief judicial Magistrate
Grade III-Munsif/Magistrate
Public Service Commission/High Court   Governor Degree in Law 22-32 years for direct recruits 25-35 for the Members from the Bar. 3 years for the members of the Bar - 2/3 by direct recruitment and 1/3 by selection from the Bar.     Yes English - -

13.

Meghalaya (Recruitment Rules not finalised But recruitments are made through State Public Service Commission and appointments are made by the State Govt. with the prior approval of Guwahati High Court.

                             

14.

Orissa

Class I-Sub-Judge Class II-Munsif Public Service Commission High Court Governor Degree in Law 21-28 years for probationers and 32 yeas for temporary recruits. Relaxable for certain categories of candidates.     100% by direct recruitment     Yes Oriya Emerency Recruitment Rules, 1979-Law degree, age 28-40 years Oriya language, 5 years practice at Bar.
Selection by interview by the public Service commission with a nominee fo the High Court.
 

15.

Punjab

Sub-Judge Public Service Commission High court
suggests subjects of examination
Governor (State Govt. may appoint officers from Punjab Civil Services (Executive Branch) and certain other Officers to act as Sub-Judges although they may not hold law degrees Degree in Law 23-27 years       Yes     Punjab (Gurumukhi)   Bigamy but relaxable

16.

Rajasthan

Munsif Public Service Commission Judge of the High court as an expert at the viva voce test Governor Degree in Law Below 35 years     100% by direct recruitment     Yes Hindi   Prior conviction not a bar provide a certificate from a superintendent of Police or After care-Home I.G. Prisons is furnished.

17.

Tamil Nadu

Judicial Services:-Category I-Sub-Judges Category II-District Munsif Public Service Commission   Governor For direct recruits B.A./B.Sc./B.Com.-Honours Degre
For transferces B.A./B.Sc./B.Com-Honours Degree and B.L. Or L.L.B.
Below 32 years for direct recruits
Below 45 years
3 years actual practice   Out of every 20 posts, 11 by direct recruitment and every transfer from certain categories of Officers of the state Govt.       Tamil Yes subject to the possession of necessary qualification Bigamy
Magistrate Service, Category I-Addl. First Class Magistrate Category II-subordinate Magistrate Public Service Commission   Governor For transfrees-Graduate degree and a degree in Law For transferees- Below 35 years.For direct recruits- Below 2 years 5 years         Tamil Temporary appointments. bigamy

18.

Tripura

Grade III-consists of 5 categories. Public Service Commission   Governor Degree in Law For direct recruits- 22-35 and for the Members of the Bar 25-40. 3 years for the Members of the Bar   50% by direct recruitment and 50% by selection from the Bar.     yes Bengali   Bigamy

19.

West Bengal

  Public Service Commission/High court   Governor Degree in Law For degree recruits- 21-32 and for the Members of the Bar 27-32. 3 years for Members of the Bar.   50% by competitive examination and 50% by selection from the Bar.     Both Bengali and English    


Method of Appointments to Subordinate Courts, Subordinate Judiciary Back




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