Appointments & TransfersNews

Appointment of Additional Judges as Judges of Karnataka High Court

President is pleased to appoint S/Shri Justices:

(1) Dixit Krishna Shripad,

(2) Shankar Ganapathi Pandit,

(3) Ramakrishna Devdas

(4) Bhotanhosur Mallikarjuna Shyam Prasad,

(5) Siddappa Sunil Dutt Yadav,

Additional Judges to be Judges of the Karnataka High Court with effect from the date they assume charge of their respective offices.


Ministry of Law and Justice

[Notification dt. 02-01-2020]

Appointments & TransfersNews

Supreme Court Collegium has approved the proposal for appointment of following five Additional Judges of Karnataka High Court as Permanent Judges of that High Court:

  1. Justice Dixit Krishna Shripad,
  2. Justice Shankar Ganapathi Pandit,
  3. Justice Ramakrishna Devdas,
  4. Justice Bhotanhosur Mallikarjuna Shyam Prasad, and
  5. Justice Siddappa Sunil Dutt Yadav.


[Collegium Resolution dt. 17-12-2019]

Appointments & TransfersNews

Appointment of Additional Judges of P&H High Court

President is pleased to appoint  the following as Additional Judges of the Punjab and Haryana High Court in that order of seniority, for a period of two years with effect from the date they assume charge of their respective offices:

S/Shri (i) Ashok Kumar Verma, (ii) Sant Parkash, (iii) Smt. Meenakshi I. Mehta, (iv) Karamjit Singh, (v) Vivek Puri and (vi) Smt. Archana Puri.


Ministry of Law and Justice

[Notification dt. 26-11-2019]

Appointments & TransfersNews

Appointment Order of 3 Additional Judges

In exercise of the powers conferred by clause (1) of Article 224 of the Constitution of India, the President is pleased to appoint S/Shri (i) Soumitra Saikia, (ii) Parthivjyoti Saikia and (iii) S. Hukato Swu, to be Additional Judges of the Gauhati High Court, in that order of seniority, for a period of two years with effect from the date they assume charge of their respective offices.


Ministry of Law and Justice

[Notification dt. 23-11-2019]

Appointments & TransfersNews

Orders of Appointment

President is pleased to appoint S/Shri (1) Neranahalli Srinivasan Sanjay Gowda, (2) Miss Jyoti Mulimani, (3) Nataraj Rangaswamy,(4) Hemant Chandangoudar, and (5) Pradeep Singh Yerur, to be Additional Judges of the Karnataka High Court, in that order of seniority, for a period of two years with effect from the date they assume charge of their respective offices.


Ministry of Law and Justice

[Notification dt. 07-11-2019]

Appointments & TransfersNews

President appoints the following Additional Judges of the Calcutta High Court, to be Judges of the Calcutta High Court with effect from the date they assume charge of their respective offices.

(1) Rajasekhar Mantha,

(2) Sabyasachi Bhattacharyya,

(3) Moushumi Bhattacharya,

(4) Shekhar B. Saraf, and

(5) Rajarshi Bharadwaj,


Ministry of Law and Justice

[Notification dt. 04-09-2019]

Appointments & TransfersNews

In exercise of the powers conferred by clause (1) of Article 217 of the Constitution of India, the President is pleased to appoint the following 16 Additional Judges as Permanent Judges of Allahabad High Court:

  • Justice Rajiv Joshi
  • Justice Salil Kumar Rai
  • Justice Jayant Banerji
  • Justice Rajesh Singh Chauhan
  • Justice Saral Srivastava
  • Justice Jahangir Jamshed Munir
  • Justice Rajiv Gupta
  • Justice Siddharth
  • Justice Ajit Kumar
  • Justice Rajnish Kumar
  • Justice Abdul Moin
  • Justice Dinesh Kumar Singh
  • Justice Rajeev Misra
  • Justice Vivek Kumar Singh
  • Justice Chandra Dhari Singh
  • Justice Ajay Bhanot

Ministry of Law and Justice

[Notification dt. 04-09-2019]

Appointments & TransfersNews

In exercise of the powers conferred by clause (1) of Article 217 of the Constitution of India, the President is pleased to appoint the following:

(i) Justice Sharad Kumar Gupta,

(ii) Justice Ram Prasanna Sharma and

(iii) Justice Arvind Singh Chandel,

Additional Judges of the Chhattisgarh High Court, to be Judges of the Chhattisgarh High Court with effect from the date they assume charge of their respective offices.


Ministry of Law and Justice

[Notification dt. 28-08-2019]

Appointments & TransfersNews

In exercise of the powers conferred by clause (1) of Article 217 of the Constitution of India, the President is pleased to appoint

(i) Justice S. Ramathilagam,

(ii) Justice R. Tharani,

(iii) Justice P. Rajamanickam,

(iv) Justice T. Krishnavalli,

(v) Justice R. Pongiappan, and

(vi) Justice R. Hemalatha,

Additional Judges of the Madras High Court, to be Judges of the Madras High Court with effect from the date they assume charge of their respective offices.


Notification dt. 22-08-2019

Ministry of Law and Justice

Appointments & TransfersNews

Proposal for appointment of following six Additional Judges of the Calcutta High Court, as Permanent Judges of that High Court:

1. Justice Rajasekhar Mantha,
2. Justice Protik Prakash Banerjee,
3. Justice Sabyasachi Bhattacharyya,
4. Justice Moushumi Bhattacharya,
5. Justice Shekhar Bobby Saraf, and
6. Justice Rajarshi Bharadwaj

Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ. stated that,

For the purpose of assessing merit and suitability of the abovenamed recommendees for appointment as Permanent Judges, we have carefully scrutinized the material placed on record, including certain complaints against some of the above-named recommendees. 

On overall assessment and having regard to all relevant factors including the views of our consultee-colleagues, concurrence of the State Government, the Judgment Committee Report and the observations made by the Department of Justice in the file, the Collegium is of the view that

Justices (1) Rajasekhar Mantha, (2) Sabyasachi Bhattacharyya, (3) Moushumi Bhattacharya, (4) Shekhar Bobby Saraf, and (5) Rajarshi Bharadwaj, Additional Judges, are suitable for being appointed as Permanent Judges.

Whereas, in regards to Justice Protik Prakash Banerjee Collegium is of the considered view that, for the present, he be appointed as Additional Judge for a fresh term of six months w.e.f. 21-09-2019.


[Collegium Resolution dt. 31-07-2019]

Supreme Court of India

Appointments & TransfersNews

Proposal for appointment of following three Additional Judges of the Chhattisgarh High Court, as Permanent Judges of that High Court:

1. Justice Sharad Kumar Gupta,
2. Justice Ram Prasanna Sharma, and
3. Justice Arvind Singh Chandel

Having taken into consideration all relevant factors including the above-mentioned report of the Chief Justice of the Chhattisgarh High Court, the Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ. resolves to reiterate its recommendation dated 8-04-2019 for the appointment of Justices (1) Sharad Kumar Gupta, (2) Ram Prasanna Sharma, and (3) Arvind Singh Chandel, Additional Judges as Permanent Judges of the Chhattisgarh High Court.


[Collegium Resolution dt. 31-07-2019]

Supreme Court of India

Appointments & TransfersNews

Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ. resolves to recommend that,

Justices (1) Hitesh Kumar Sarma, and (2) Mir Alfaz Ali, Additional Judges, be appointed as Permanent Judges of the Gauhati High Court against the existing vacancies.

Justices (1) Bimlendu Bhushan Mangalmurti, and (2) Anil Kumar Choudhary, Additional Judges, be appointed as Permanent Judges of the Jharkhand High Court against the existing vacancies.

Justices (1) Sharad Kumar Gupta, (2) Ram Prasanna Sharma, and (3) Arvind Singh Chandel, Additional Judges, be appointed as Permanent Judges of the Chhattisgarh High Court against the existing vacancies.


[Dated: 08-04-2019]

Collegium Resolutions