Allocation of business rules 1961

As per Government of India (Allocation of Business) Rules, 1961, the following responsibilities have been entrusted to Department of Justice.

  • Appointment, resignation and removal of the Chief Justice of India and Judges of the Supreme Court of India, and Chief Justice and Judges of High Courts in States; their salaries, rights in respect of leave of absence (including leave allowances), pensions and travelling allowances.
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  • Constitution and organisation (excluding jurisdiction and powers) of the Supreme Court (but including contempt of such Court) and the fees taken therein.
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  • Constitution and organisation of the High Courts and the Courts of Judicial Commissioners except provisions as to officers and servants of these courts.
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  • Administration of justice and constitution and organisation of courts in the Union Territories and fees taken in such courts.
  • Court fees and Stamp duties in the Union Territories.
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  • Creation of All India Judicial Service.
  • Conditions of service of District Judges and other Members of Higher Judicial Service of Union Territories.
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  • Extension of the Jurisdiction of a High Court to a Union Territory or exclusion of a Union Territory from the Jurisdiction of a High Court.
Updated Since: 01/07/2011