SUJATA KOHLI Vs. REGISTRAR GENERAL, HIGH COURT OF DELHI AND ORS.
LAWS(SC)-2020-4-64
SUPREME COURT OF INDIA
Decided on April 24,2020

Sujata Kohli Appellant
VERSUS
Registrar General, High Court Of Delhi And Ors. Respondents





Cited Judgements :-

RAMDHANI SHUKLA VS. SOUTH EASTERN COALFIELDS LIMITED [LAWS(CHH)-2021-8-29] [REFERRED TO]


JUDGEMENT

DINESH MAHESHWARI J. - (1.)Leave granted.
(2.)This appeal by special leave is directed against the judgment and order dated 21.08.2018 as passed by the High Court of Delhi at New Delhi in W.P. (C) No. 3157 of 2015, whereby the High Court dismissed the petition filed by the appellant, a member of Delhi Higher Judicial Service[1], seeking to challenge the constitutional validity of Rule 27 of the Delhi Higher Judicial Service Rules, 1970[2] and the Full Court resolutions dated 28.04.2009, 15.01.2010 and 27.01.2011[3] concerning the criteria for appointment of a member of higher judicial service to the post of District Judge and Sessions Judge or its equivalent.
[1] 'DHJS' for short.

[2] Hereinafter also referred to as 'the Rules of 1970'.

[3] Hereinafter also referred to as 'the impugned resolutions'.

(3.)While passing the order impugned, the High Court upheld the gradual implementation of the eligibility criteria for promotion to the post of District and Sessions Judge or equivalent with reference to the gradings in the Annual Confidential Reports[4] in five years preceding the base year of consideration. However, while concluding on the matter, the High Court also made certain observations on desirability of uniform norms for award of such gradings; and issued directions for evolving uniform grading system for future implementation.
[4] 'ACR' or 'ACRs' for short

RELEVANT RULES AND FULL COURT RESOLUTIONS

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