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Supreme Court frowns as forced Retd. District Judge is made State Public Service Commission Member

January,11,2017:

Supreme Court of India
Supreme Court of India

How can a District Judge who was refused extension of service from 58 years to 60 years by the HC be fit to hold a Constitutional post, asks SC.

Supreme Court has ordered Tamil Nadu Government to appoint afresh 11 of 14 members of State Public Service Commission by expounding that,”Mass appointment to the Constitutional Posts in a single day smacked of the arbitrariness”.

Apex Court had five years ago, had quashed appointment of P J Thomas as Central Vigilance Commissioner by enunciating that “Pendency of a criminal case against him would vitiate institutional integrity of the CVC. SC had quashed Thomas’ appointment despite acknowledging his personal integrity.

Bench of Supreme Court comprising of Chief Justice J S Khehar, Justice D Y Chandrachud and Justice L N Rao refused to stay Madras HC decision to quash PSC appointments made on January 31 last year.

Supreme Court expounded that, “We agree that it is the sole prerogative of government to make the appointments. But when the appointments to 11 constitutional posts are made in a single shot, it is bad. First illustration is that of District Judge who was refused extension of service from 58 years to 60 years by the HC”.

High Court in its December 22,2016 judgment said that, “It is on anvil of the election notification, suddenly , these posts were filled… only the chosen ones were asked to just submit their biodata.”

 

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