Appointments & TransfersNews

Proposal for the appointment of following 4 Advocates as Judges of the Andhra Pradesh High Court and 3 Advocates as Judges of the Telangana High Court:

1 Shri R. Raghunandan Rao (A.P.),
2 Shri T. Vinod Kumar (Telangana),
3 Shri Battu Devanand (A.P.),
4 Shri D. Ramesh (A.P.),
5 Shri A. Abhishek Reddy (Telangana),
6 Shri N. Jayasurya (A.P.) and
7 Shri K. Lakshman (Telangana)

On the basis of interaction, material on record and having regard to all relevant factors, the Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ. is of the considered view that S/Shri (1) R. Raghunandan Rao, (2) T. Vinod Kumar, (3) Battu Devanand, (4) D. Ramesh, (5) A. Abhishek Reddy, (6) N. Jayasurya and (7) K. Lakshman are suitable for being elevated to the High Court Bench.

Therefore, in view of the above, the Collegium resolves to recommend that:

(i) S/Shri (1) R. Raghunandan Rao, (2) Battu Devanand, (3) D. Ramesh and (4) N. Jayasurya be appointed as Judges of the Andhra Pradesh High Court. Their inter se seniority be fixed as per the existing practice; and

(ii) S/Shri (1) T. Vinod Kumar, (2) A. Abhishek Reddy and (3) K. Lakshman be appointed as Judges of the Telangana High Court. Their inter se seniority be fixed as per the existing practice.


[Collegium Resolution dt. 25-07-2019]

Supreme Court of India

Appointments & TransfersNews

Appointment of following four Judicial Officers as Judges of the Andhra Pradesh High Court and three Judicial Officers as Judges of the Telangana High Court:

1 Ms. B.S. Bhanumathi (A.P.)
2 Shri Ch. Manavendranath Roy (A.P.)
3 Smt. P. Sree Sudha (Telangana)
4 Shri M.Venkata Ramana (A.P.)
5 Smt. C. Sumalatha (Telangana)
6 Shri A. Hari Haranadha Sarma (A.P.)
7 Shri N. Tukaramji (Telangana)

In order to ascertain suitability of the above-named recommendees mentioned at Sl. Nos. 3, 5 and 7 above, for elevation to the Telangana High Court, we have consulted our colleague conversant with the affairs of the Telangana High Court.

As regards recommendees at Sl. Nos. 1, 2, 4, and 6 above, there is no sitting Judge in the Supreme Court outside the Collegium for being consulted for this purpose.

“The Collegium is of the considered view that S/Shri (1) Ch. Manavendranath Roy, and (2) M. Venkata Ramana (mentioned at Sl. Nos. 2 and 4 above) are suitable for being appointed as Judges of the Andhra Pradesh High Court.”

As regards (1) Ms. B.S. Bhanumathi, (2) Smt. P. Sree Sudha, (3) Smt. C. Sumalatha (4) Shri A. Hari Haranadha Sarma, and (5) Shri N. Tukaramji (mentioned at Sl. Nos.1, 3, 5, 6, and 7 above), consideration of the proposal for their elevation is deferred for the present.

Collegium resolves to recommend that S/Shri (1) Ch. Manavendranath Roy, and (2) M. Venkata Ramana, Judicial Officers, be appointed as Judges of the Andhra Pradesh High Court. Their inter se seniority be fixed as per the existing practice.


Collegium Resolutions

[Dated: 15-04-2019]

Supreme Court of India

Appointments & TransfersNews

Andhra Pradesh High Court: Justice Vikram Nath, Judge, Allahabad High Court as Chief Justice in Andhra Pradesh High Court

Justice Vikram Nath is the senior-most Judge from Allahabad High Court and is functioning in that High Court since his elevation. Having regard to all relevant factors, the Collegium finds Mr Justice Vikram Nath suitable in all respects for being appointed as Chief Justice of the Andhra Pradesh High Court. The Collegium resolves to recommend accordingly.

While making the above recommendation the Collegium is conscious of the fact consequent upon the proposed appointment there will be three Chief Justices from the Allahabad High Court, which is the largest High Court in the country with the sanctioned strength of 160 Judges.


[Dated: 8-04-2019]

Collegium Resolutions

Supreme Court of India

Appointments & TransfersNews

The President, after consultation with the Chief Justice of India, is pleased to transfer Shri Justice Sarasa Venkatanarayana Bhatti, Judge of the Andhra Pradesh High Court, as a Judge of the Kerala High Court and to direct him to assume charge of his office in the Kerala High Court on or before 19th March, 2019.

[Notification dt. 05-03-2019]

Ministry of Law and Justice

Case BriefsHigh Courts

Andhra Pradesh High Court: While dealing with the question relating to grant of Arms license, the Court quashed the order of State Government of rejecting the application of Petitioner for grant of Arms License.

The Petitioner in this case had filed an application before the Commissioner of Police, Cyberabad Commissionerate which was rejected. The State Government also rejected the application in its appeal phase. Learned counsel for the petitioner contended that the impugned order is highly illegal, arbitrary, unreasonable, violative of Articles 14 and 21 of the Constitution of India and opposed to the very spirit and object of the provisions of the Arms Act, 1959. But the learned Government Pleader vehemently contended that the impugned rejection order is in accordance with the provisions of the Arms Act, 1959. The bench comprising of A. V. Sesha Sai J minutely studied various sections of The Arms Act and analyzed that the  intention of the legislature is that the licensing authority should apply his mind while considering the request of the applicant for grant of Arms License and to arrive at a decision independently, taking into account facts and circumstances of the case and basing on the material available. The Court finally concluded that  the said order, is opposed to and not in conformity with the provisions of law, as such, the said order cannot be sustained.

 The Court also took account of the test to be applied by the licensing authority in considering grant of arms license which was laid down in another Judgment that is  whether the applicant has established his credentials as a law abiding person leading a peaceful life without any criminal record and whether any circumstances exist by which it can be reasonably presumed that there is a potential danger of misuse of the weapon leading to breach of peace and safety of the society. Once these two tests are satisfied an application for grant of license shall not ordinarily be rejected.  In the instant case, the State Government did not consider properly the relevant provisions of the legislation and the material available on record and the principles laid down in the above referred judgment and was thus quashed. [Kolan narasimha Reddy v.  State of Andhra Pradesh 2016 SCC OnLine Hyd 153, decided on 14.06.2016]