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GOVERNMENT OF INDIA
MINISTRY OF LAW AND JUSTICE
LOK SABHA
UNSTARRED QUESTION NO: 621
ANSWERED ON:  16.09.2020
Female Judges
Naranbhai Bhikhabhai Kachhadiya
Shantanu Thakur
Pinaki Misra
Jaswantsinh Sumanbhai Bhabhor
Parbatbhai Savabhai Patel
Gitaben Vajesingbhai Rathva
John Barla
Pradeep Kumar Singh
Will the Minister of



LAW AND JUSTICE be pleased to state:-


(a) the details of the number of women who are currently serving as a Judge in Supreme Court, High Courts and at the District level, State/UT-wise;

(b) the tribunal-wise number of female judges appointed in tribunals established by the Union Government;

(c) the district-wise number of female judges appointed in Subordinate Judiciary;

(d) whether the Government has taken any steps to increase the representation of women in the judiciary and if so, the details thereof; and

(e) whether the Government would consider implementing reservations to increase the representation of women in the judiciary?


ANSWER
MINISTER OF LAW AND JUSTICE, COMMUNICATIONS AND ELECTRONICS & INFORMATION TECHNOLOGY

(SHRI RAVI SHANKAR PRASAD)

(a): As on 01.09.2020, there are 2 women Judges in Supreme Court and 78 women Judges in various High Courts. A Statement showing details of Working Strength of Judges and number of women Judges in Supreme Court and High Courts is annexed.

(b): Details of female Judges in Tribunal are not Centrally maintained as they are being administered by different Ministries/Departments of the Government.

(c): Information on female Judges in Subordinate Judiciary is also not centrally maintained as the subject matter falls within the domain of the High Courts and the State Governments

(d) and (e) : Appointment of Judges of the High Court is made under Article 217 and 224 of the Constitution of India. These Articles do not provide for reservation for any caste or class of person including women. The Government has, however, been requesting the Chief Justices of the High Courts that while sending proposals for appointment of Judges, due consideration be given to suitable candidates belonging to Scheduled Castes, Scheduled Tribes, Other Backward Classes, Minorities and Women.

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Annexure

Statement referred to in reply to Part (a) of Lok Sabha Unstarred Question No. 621 for 16.09.2020 regarding Female Judges.
(As on 01.09.2020)

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Sl.No. Name of the Courts Sanctioned Strength of Judges Number of Female Judges working
A Supreme Court 34 02
B High Court
1 Allahabad 160 06
2 Andhra Pradesh 37 04
3 Bombay 94 08
4 Calcutta 72 05
5 Chhattisgarh 22 02
6 Delhi 60 08
7 Gauhati 24 01
8 Gujarat 52 04
9 Himachal Pradesh 13 01
10 Common High Court for the UT of J&K and UT of Ladakh 17 01
11 Jharkhand 25 01
12 Karnataka 62 05
13 Kerala 47 05
14 Madhya Pradesh 53 03
15 Madras 75 09
16 Manipur 05 00
17 Meghalaya 04 00
18 Orissa 27 02
19 Patna 53 00
20 Punjab& Haryana 85 11
21 Rajasthan 50 01
22 Sikkim 03 01
23 Telangana 24 00
24 Tripura 04 00
25 Uttarakhand 11 00

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