Cabinet Approves Appointment of Second National Judicial Pay Commission

November 12, 2017

The Prime Minister, Shri Narendra Modi on Friday approved appointment of Second National Judicial Pay Commission (SNJPC) for Subordinate Judiciary in the country.

The Commission will be headed by Shri Justice (Retd.J P.Venkatrama Reddi, former Judge of Supreme Court of India) and Shri R. Basant, a former Judge of the Kerala High Court will be Member of the Commission.

The Commission will make its recommendations to the State Governments preferably within a period of 18 months.

The primary objectives of the Commission inter alia include:

  • To examine the present structure of emoluments and conditions of service of Judicial Officers in the States and UTs, to evolve the principles which would govern pay structure and other emoluments of Judicial Officers belonging to the Subordinate Judiciary of the country.
  • To examine the work methods and work environment as also the variety of allowance and benefits in kind that are available to Judicial Officers in addition to pay and to suggest rationalization and simplification thereof.
  • To devise its own procedures and formulate modalities necessary for accomplishing the task.
  • To make the pay scales and conditions of service of Judicial Officers uniform throughout the country.

The recommendations of the Commission will help in promoting efficiency in Judicial Administration, optimizing the size of judiciary etc. and to remove anomalies created in implementation of earlier recommendations.

The Supreme Court in May this year in the case of All India Judges’ Association v. Union of India & ors. had directed appointment of Commission for fundamentally evolving principles that would govern the structure of pay and other emoluments of Judicial Officers belonging subordinate Judiciary all over the country.

About the Author

Shilpi Sharan

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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.