Interviews

1. Could you please introduce yourself, professionally and academically, to our readers?

Hi everyone, I completed my undergraduate studies from Institute of Law, Nirma University, Ahmedabad with honors in Constitutional Laws and presently pursuing LL.M in Human Rights and Value Education from Rajasthan University. In 2016, I appeared for Rajasthan Judicial Services Examination and got selected as a Civil Judge/Judicial Magistrate securing 2nd Rank in Rajasthan.

2. What motivated you to pursue law, and then go for judicial services?

Pursuing law and becoming a Judge was actually destined though after completing 12th in science stream I chose engineering as my career option. It was only in second semester of engineering, I started introspecting about what actually interests me and one thing always kept hovering my mind, my grandfather’s dream to see me as a Judge. I dropped engineering and appeared for CLAT and took admission in Nirma University. Being very dignified and respected, Judicial Services has always attracted me but somewhere I was caught up in dilemma between Civil Services and Judicial Services. Finally in 4th year I decided to choose Judicial Services as my dream job and started preparing for it with full determination and commitment.

Chitrakshi Singh 13. Please tell us about your time at ILNU. What experiences during these five years would consider key?

My time at ILNU is the most valuable experience. The environment provided by the Institution has resulted in my all round personality development and has boosted up my confidence. The guidance and motivation of my professors has helped a lot in shaping my career. In ILNU, I had both bitter and sweet experiences and every downfall taught me a life lesson. Even my friends played a significant role in making me what I’m today. The time spent in ILNU defines the best part of my success story.

4. How did you prepare for the Judicial Services Examination?

Well, preparation for Judicial Services Examination requires a focused mind with a planned framework. I made each day schedule to cover the whole syllabus in a limited time. After completion of my graduation, I studied 10-12 hours everyday, in which I gave 2-3 hours for reading general knowledge, recent judgments and newspaper. One should focus equally on English and Hindi language papers, it needs lots of practice. So, I started from basic grammar and improvise my vocabulary. No fixed strategy is there for clearing the exam, what one requires is patience and determination, your hard would definitely pay off.

5. Generally, students have a tendency to ignore Moots, debates and other extracurricular activities if they want to go into judiciary or civil services. What are your views on this?

Moot Courts, Debates and other co-curricular activities help in developing the confidence and intellect that every judicial officer must possess. Moot Courts and debates helps in improving oratory skills and enhance knowledge. Preparing memorials for Moot Courts improvise research and drafting skills which proved to be very helpful for judicial and civil services. Co-Curricular activities develop team spirit and compassion towards other fellow members which is very much important in professional career.

6. When did you start your preparations? When should a student ideally start preparation for the judicial services examination?

Formally I started preparing during my last semester. My advice to the aspirants is to start preparing at the beginning of 4th year and focus more on major Acts like CrPC, CPC, IPC, Evidence Act, Constitution, Personal Laws, Mercantile Laws etc. this would definitely reduce your workload and last moment’s anxiety. Prepare self notes of each subject that will help you in a quick revision for Mains examination.

7. How far internships played role in shaping you and share your important internship experiences?

Internships offered by law schools proved very advantageous in shaping a person’s career. My Internships in Supreme Court, High Court of Rajasthan and Lower Court, Jaipur provided practical experience and a close look at the day to day responsibilities that come with being a judge or a lawyer. A good internship experience adds a lot to the personality. It provides a way to apply the concepts and principles learned in the Institution to situations in the real world. In the legal field, where every day is new challenge, one has to uphold the integrity of rule of law, the importance of internship enhances manifold.

8. What importance does CGPA holds for a judicial services aspirant?

A good CGPA and academic achievements definitely shows one’s confidence and ability to work hard. But this is just one parameter, one can’t be judged on the sole criteria of CGPA, what matters is your legal knowledge and ability to apply your judicial mind.

9. Tell us about the interview and what kind of questions was asked?

Interview is basically assessment of candidate’s suitability for the position of a judge. Interview Board assess your confidence, ability and commitment towards the position. Interview is a mix of legal and personal questions. One should have clear conception of all the law subjects, your background, home town, academics, work experience, recent legal developments etc. Questions asked were mostly from procedural laws like CrPC, CPC, Domestic Violence Act, family background, general knowledge of Rajasthan specially hometown, why the Judiciary.

10. What would you advice to the Judicial aspirants reading the interview?

For the aspirants of judicial services, I would advise them to be confident and focused to clear the Examination with flying colors. Candidates must go through every subject given in RJS syllabus thoroughly, each and every subject is equally important. This exam requires a great hard work and commitment with proper planning and determination. Do away from all kinds of distractions, keep working hard, analyse your mistakes and weaknesses, learn from them, Success is bound to follow.

Interviews

  1. Please tell us something about yourself and about your journey so far?

Well!! I passed my senior secondary examination from commerce stream and thereafter, as I wanted to enter into legal profession, I got admission in five-year law course at university of Rajasthan in 2008. I completed my law graduation in 2013. Fortunately, just after my graduation, I got a chance to appear in judicial services examination in 2014. I was preparing for judicial services for last 3 years which helped me in succeeding in the exam in my first attempt. Also, meticulous studies during bachelor of laws helped me a lot in preparing for the examination.

  1. Your entire family is into Judicial services. How far do you think your family background has helped you in achieving your goals? Was choosing Judicial Services more like a pressure or a choice?

Yes, my father, my brother and my sister-in-law are into judicial services. It provided me a conducive environment for the competition. Since Judicial Services Examination is a tough competition as thousands of aspirants are competing for this, I think my family background helped me on psychological side. I got proper guidance from my family itself. My parents told me that doing LL. B seriously will pave the path for successful legal and judicial career.  There was no such pressure to join judicial services. It was my choice. I would say that I was the first passenger of this first bus. The legal profession and litigation side always tempted me. And above all, being a judicial officer is the best thing a law scholar can achieve.

  1. How did you prepare for the competition?

As I have said earlier that your thorough study during LL.B. course prepares firm pillars. Since I joined my LL.B. in 2008, I was inclined to study each subject thoroughly. Understanding nitty gritty of the laws needs time which I had a lot during five years of law course. It helped me in scoring in law subjects i.e. civil law and criminal law. I would say that scoring well in law subject can make one able to face interview but to get a merit in the list, one must be good in language papers. As 33 percent of total marks in the examination is allocated for language papers, I tried to devote one third of my study hours for the language papers i.e Hindi and English. Being an English medium student, it was hard for me to do well in Hindi language papers, that’s why I started studying Hindi grammar from basic level. It took time but this paper helped me in standing in merit list as I got more marks in Hindi in comparison to English.

  1. It is said that clearing the Rajasthan Judicial Services Competition has more to do with the cramming abilities than understanding of law. What is your say on it?

Nowadays, it is not so, as the paper pattern has been changed. Now it is a three level examination i.e. pre, main and then interview. So to get through in all the three levels, you need to be abreast with the laws and for that the aspirants need to study not only the bare acts of the legislations but also the classic commentaries on each subject. Presently there are more than 40 laws in the syllabus for the Rajasthan Judicial Service Examination so to get a seat in the merit list, one has to prepare differently in the examination. Mere cramming the language of bare acts does not help in the interview.

  1. From past few years, Judiciary has come into bad light. Do you think it is easy for a common man to fight his case given the increasing corruption?

To my view, in present times, judiciary is seen as a pious institution. And it is due to the Judges working in this country. A common man has hope to get justice from the judiciary. Respecting the doctrine of separation of the powers, the Judges of our country are exercising their powers to serve justice to the masses of our country. Free legal aid is assisting a common man to fight his case. Judicial officers are also participating in legal literacy missions. I have observed during my training for judicial services that time has gone when a judicial officer was working as an umpire of a cricket match. Now, a judicial officer is functioning as a referee of a football match. He runs along with the participants of the case. He is taking active part in mediation and conciliation. He has a close watch on the case proceedings. He is disposing of the cases not only qualitatively but also quantitatively. So the scene has changed now. Any vigilant litigant can have access to justice in this new era of Judiciary.

  1. Some tips for the Rajasthan Judicial Services aspirants!

For the aspirants of the forthcoming R.J.S. examination, I would advise them to go through each subjects from the syllabus. No law listed in the syllabus is redundant from the exam point of view. To secure a decent stand in the merit list, one has to give due weightage to each subject. Most importantly, cramming verbatim the language of the bare act is not the panacea for succeeding in this examination. In the new pattern of the R.J.S. examination, many case law based questions and the questions based on practical problems are being asked. As each mark is very significant from the examination point of view, so every aspirant must study thoroughly all the leading and landmark judgments. Discussing law and its recent developments with the practicing Lawyers and Judges will also help a lot. Apart from that, every student, who is aspiring for Judicial Services, must read biographies of the Hon’ble Judges and great lawyers. It will also help them in setting up a significant mind set for competing for the examination.