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CJI Khehar: We will streamline Judicial appointment row, MoP to be finalised this month itself


CJI JS Khehar
CJI JS Khehar

Petitioner said why Judges are selected from SC and HCs Bar and not District Judiciary where 95% Lawyers work.

Long-running feud between judiciary and government over the procedures for appointments in higher judiciary could end with Chief Justice of India J S Khehar stating that the Memorandum of Procedure (MoP) would be finalised by end of the month.

Justice Khehar’s remarks came while he was hearing a petition seeking court’s direction to change selection process for  the appointment of judges in the higher courts.

While Apex Court struck down National Judicial Appointments Commission (NJAC), previous CJI, Justice T S Thakur, was reluctant to concede to the Centre’s contentions on MoP.

The MoP, as proposed by Centre, aims to increase scrutiny of the judicial selections that will remain preserve of the collegium. Differences over the MoP have affected judicial appointments, with the Centre returning recomendations and judiciary blaming government for heavy backlog of cases in the Supreme Court and High Courts.

Petitioner Satya Veer Sharma, who is a practising Advocate from Haryana, contended that there was no transparency in appointment of the judges.

Apex Court Bench comprising of Justice Khehar and Justice Ramana, refused to entertain his plea and stated that his grievances would be taken care of in new MoP.

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