Hot Off The PressNews

Press Release

News Broadcasters Association (NBA) is pleased to announce the appointment of Justice A. K. Sikri, former Judge of the Supreme Court of India, as Chairperson of the News Broadcasting Standards Authority (NBSA). He will assume office on May 26, 2019.

NBSA is an independent body for self-regulation of 24×7 news channels, who are members of the NBA. Justice (Retd.) A. K. Sikri will succeed Justice (Retd.) R. V. Raveendran, who completes his term on May 25, 2019.

“In a statement, NBA President Rajat Sharma said that Justice Sikri’s vast experience in judiciary and an impeccable record as a judge would definitely strengthen self- regulation and NBSA. NBSA he said, is a self-regulatory body that implements the Code of Ethics and Broadcasting Standards and Guidelines for its Member news broadcasters. It is an independent body which is completely free from any interference from the NBA, Sharma added.”


[Press Release dt. 14-05-2019]

News Broadcasters Association

Hot Off The PressNews

Justice H.L. Dattu, Chairperson, National Human Rights Commission, India continues to remain a Member of the Global Alliance of National Human Rights Institutions, GANHRI, Bureau. His position was ratified during the Annual Meeting of the GANHRI General Assembly at Geneva, Switzerland on the 5th March, 2019, wherein he is leading an NHRC, India delegation comprising Mr Justice P.C. Ghose, Member and Mr Jaideep Govind, Secretary General of the Commission.

Justice Dattu was appointed to this position in 2016 after emerging as the unanimous choice of the NHRIs from the Asia Pacific region. He is representing the Asia Pacific region along with the representatives of three more NHRIs in the region at the GANHRI Bureau meetings. Justice Dattu’s vast experience and legal expertise is considered useful in giving a shape to the approach to the GANHRI on the human rights issues being faced by the international community.

The GANHRI Bureau is an important human rights body, which serves as the Management Committee of the GANHRI. The GANHRI Bureau implements all the decisions of the GANHRI General Meetings and directs the operations of the GANHRI between these meetings.

The GANHRI Bureau consists of sixteen, ‘A’ status NHRIs, four from each region, namely, Americas, Europe, Africa and the Asia-Pacific. Besides the Annual General Meetings, the NHRC, India has been regularly taking part in its activities as an active Member of the GANHRI.

NHRC

Appointments & TransfersNews

Smt. Justice Manjula Chellur took oath as Chairperson, Appellate Tribunal for Electricity, Ministry of Power, on 13-08-2018. Prior to this, Smt. Justice Manjula Chellur was Chief Justice of the Bombay High Court.  Tribunal Bar Association President Shri M.G. Ramachandran assured the Bench for full cooperation of the Bar Members in day to day business.


  • Smt. Justice Manjula Chellur was born on 5-12-1955 in Karnataka.
  • She received her Bachelor of Arts degree from Allum Sunmangalamma Women’s College, Bellary, and went on to earn her law degree from Renukacharya Law College, Bangalore.
  • In 1977, the Supreme Court of India sponsored her on a Gender & Law fellowship to England’s University of Warwick.
  • In 2013, she received an honorary doctorate from Karnataka State Women’s University.
  • She was the first woman Chief Justice of Calcutta High Court and also served as the Chief Justice of Kerala High Court and the first female judge of the Karnataka High Court.  She demitted her office as Chief Justice of Bombay High Court upon attaining the age of superannuation on 4-12-2017.
Appointments & TransfersNews

S.O.   3325(E).— In  exercise  of the powers conferred by sub-sections (1) and (2) of Section 6 and Section 7 of the National Green Tribunal Act, 2010 (19 of 2010), the Central Government in consultation with the Chief Justice of India appointed Justice Shri Adarsh Kumar Goel, Judge of the Supreme Court of India as the Chairperson of the National Green Tribunal with effect from the date of publication of this notification  in the Official Gazette for a period of five  years or till he attains the age of seventy years, whichever is earlier.

Ministry of Environment,  Forest and Climate Change