Tushar Mehta appointed as the Solicitor General of India

The Appointments Committee of the Cabinet (ACC) has approved the appointment of Tushar Mehta (Additional Solicitor General of India), as the Solicitor General of India w.e.f. the date of assumption of charge of the office for a period till 30-06-2020. The post had been lying vacant since 20-10-2017 when the then Solicitor General Ranjit Kumar had resigned.


Highlights of his career:

  • He started his legal career as an advocate in 1987.
  • He was designated as senior advocate by Gujarat High Court in 2007.
  • He was made Gujarat’s Additional Advocate General in 2008 and represented the state government led by the then Chief Minister Narendra Modi in many crucial cases.
  • He was appointed as Additional Solicitor General in June 2014, when the Narendra Modi-led government came to power at the centre.
  • He has appeared for the Central Government in many prominent cases, including the challenge to Section 66A of Information Technology Act.
  • He also has been a trusted auxiliary to Amit Shah as the chief legal advisor during encounter cases in Gujarat, particularly in Sohrabuddin fake encounter case, including Justice BH Loya’s death
  • He has also handled several contentious cases, as such the arrest of the five activists by the Maharashtra police in the Bhima Koregaon case.
  • He was also named special prosecutor to handle the 2G spectrum case, and appears for the Central Government in some of the most sensitive high-stake political cases.
  • He also represented the UP government in the Ayodhya land dispute case.
  • He has also been a part of high-profile cases like the Aircel-Maxis case.
  • He is currently representing the state of Jammu and Kashmir in the ongoing hearing on Article 35A of the Constitution in the Supreme Court.

Note: Solicitor General is a legal officer who represents the State or Central Governments in courtroom proceedings and advises the government in legal matters, and is the second highest ranking law officer of the government after the Attorney General. The Solicitor General is subordinate to the Attorney General. Solicitor Generals’ office and duties are governed by Law Officers (Conditions of Service) Rules, 1987 and not by Constitution (thus they are statutory posts and not constitutional). Solicitor General do not have the right to participate in the proceedings of Parliament.

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