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Will judges have to declare assets under the new Bill on judicial accountability?

December 17th, 2010 Leave a comment Go to comments

The issue of judges declaring their assets assumes importance in light of recent allegations and inquiries into allegations of wrongdoing by judges (read our post on the report of the Committee set up to examine allegations of wrongdoing by Justice Soumitra Sen of the Calcutta High Court).  The Delhi High Court also gave a judgement recently, requiring judges of the Supreme Court to declare their assets.

The Bill on judicial accountability (read summary here) requires judges to declare their assets to a specified authority within 30 days of them taking their oath of office.  The assets of spouses and dependents is also required to be disclosed.  The Bill also states that the assets declared will be put up on the website of the relevant court.

  1. January 28th, 2011 at 00:03 | #1

    Hey, I attempted to email you about this article that i’ve a few inquires, but can’t seem to reach you. Please email me when have a minute. Thanks.

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