NATIONAL LAWYERS CAMPAIGN FOR JUDICIAL TRANSPARENCY AND REFORMS AND ORS. Vs. HONBLE SHRI JUSTICE J.S. KHEHAR AND ORS.
LAWS(SC)-2016-12-79
SUPREME COURT OF INDIA
Decided on December 30,2016

National Lawyers Campaign For Judicial Transparency And Reforms And Ors. Appellant
VERSUS
Honble Shri Justice J.S. Khehar And Ors. Respondents

JUDGEMENT

R.K. Agrawal, J. - (1.) By means of the present Writ Petition filed under Article 32 of the Constitution of India by the National Lawyers' Campaign for Judicial Transparency and Reforms and fifteen other persons out of which eight petitioners are advocates, even though they have claimed as many as nine reliefs but basically they can be categorized in two main reliefs as follows:- (i) the appointment of Hon'ble Mr. Justice J.S. Khehar, Chief Justice of India-designate as the next Chief Justice of India be quashed as the Hon'ble Judge being disqualified for reason of conflict of interest by virtue of lead judgment dated 16.10.2015 authored by His Lordship in the National Judicial Appointment Commission case; (ii) the judgment rendered in the National Judicial Appointment Commission case, popularly known as NJAC case is void ab initio on various grounds;
(2.) We have heard the learned counsel appearing for the petitioners as also Mr. Bijoy Krishna Adhikari-petitioner No.3 and Ms. Rohini M. Amin-petitioner No.4 who have appeared in person and perused the averments made in the writ petition.
(3.) Not only the citizens of our country but also all other persons have full confidence and faith in the judiciary of this country which has made a mark in doing justice to all. For it, there is nobody above the law and all are equal.;


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