Increase in Salary of Judges: Bill Passed by Lok Sabha

January 05, 2018

The High Court and Supreme Court Judges (Salaries and Conditions of Service) Amendment Bill, 2017 was passed by the Lok Sabha on Thursday. The Bill which amends the High Court Judges (Salaries and Conditions of Service) Act, 1954 and Supreme Court Judges (Salaries and Conditions of Service) Act, 1958 was introduced on December 11, 2017 by Minister of Law and Justice Shri Ravi Shankar Prasad.

The salaries, allowances and pensions of the Judges of the Supreme Court and High Court were last revised w.e.f.1st January, 2006, as per the High Court and Supreme Court Judges (Salaries and Conditions of Service) Amendment Act, 2009. The salaries and allowances of the Supreme Court and High Court Judges has been increased in accordance with the Seventh Central Pay Commission which recommended revision in the salaries and pensionary benefits of the Central Government employees including the members of All India Services.

The High Court and Supreme Court Judges (Salaries and Conditions of Service) Amendment Bill, 2017 seeks to revise the salaries of the Judges with effect from the 1st day of January, 2016. The Bill also seeks to revise the rates of House Rent Allowance with effect from 1st July, 2017 and the rates of sumptuary allowance with effect from 22nd day of September, 2017.

Read the Bill here.

About the Author

Shilpi Sharan

- Shilpi Sharan is the Editor at Vakilno1.com - an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.