Delhi Higher Judicial Service Rules, 1970 – Rule 27 – Constitutional validity – Criteria for appointment of a member of higher judicial service to the post of District Judge and Sessions Judge or its equivalent – HELD “while raising grievances with regard to the impact and effect of ACR gradings, the appellant appears to have missed out the fundamental factor that for the promotions in question, an individual”s minimum merit, by itself, was not going to be decisive, but the relevant factor was going to be comparative merit of the persons in the zone of consideration”.

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