Appointments & TransfersNews

Proposal for appointment of following 19 Additional Judges of the Allahabad High Court, as Permanent Judges of that High Court:

1. Justice Rajiv Joshi
2. Justice Rahul Chaturvedi
3. Justice Salil Kumar Rai
4. Justice Jayant Banerji
5. Justice Rajesh Singh Chauhan
6. Justice Irshad Ali
7. Justice Saral Srivastava
8. Justice Jahangir Jamshed Munir
9. Justice Rajiv Gupta
10. Justice Siddharth
11. Justice Ajit Kumar
12. Justice Rajnish Kumar
13. Justice Abdul Moin
14. Justice Dinesh Kumar Singh
15. Justice Rajeev Misra
16. Justice Vivek Kumar Singh
17. Justice Chandra Dhari Singh
18. Justice Ajay Bhanot
19. Justice Neeraj Tiwari

With a view to assess merit and suitability of the above-named recommendees for appointment as Permanent Judges, Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ. carefully scrutinized the material placed on record including certain complaints received against some of the above-named recommendees.

Therefore, the Collegium is of the view that Justices (1) Rajiv Joshi, (2) Salil Kumar Rai, (3) Jayant Banerji, (4) Rajesh Singh Chauhan, (5) Saral Srivastava, (6) Jahangir Jamshed Munir, (7) Rajiv Gupta, (8) Siddharth, (9) Ajit Kumar, (10) Rajnish Kumar, (11) Abdul Moin, (12) Dinesh Kumar Singh, (13) Rajeev Misra, (14) Vivek Kumar Singh, (15) Chandra Dhari Singh, and (16) Ajay Bhanot, Additional Judges, are suitable for being appointed as Permanent Judges. 

As regards Justices (1) Rahul Chaturvedi, (2) Irshad Ali and (3) Neeraj Tiwari, the Collegium is of the considered view that consideration of their proposal deserves to be deferred.

Thus, Collegium resolves to recommend the above-stated Additional Judges to be appointed as Permanent Judges of the Allahabad High Court against the existing vacancies.


[Collegium Resolution dt. 30-07-2019]

Supreme Court of India

Appointments & TransfersNews

Proposal for appointment of following 9 Advocates as Judges of the Rajasthan High Court, but only 2 Judges were recommended to be appointed as Judges of the Rajasthan High Court.

Following are the names that were suggested:

1. Shri Mahendra Goyal
2. Shri Anurag Sharma
3. Shri Farzand Ali
4. Shri Manish Shishodia
5. Shri Ashvin Garg
6. Shri Rajeev Purohit
7. Shri Sachin Acharya
8. Shri Sanjay Jhanwar and
9. Smt. Anita Aggarwal

On the basis of interaction, the 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) Mahendra Goyal and (2) Farzand Ali, Advocates are suitable for being appointed as Judges of the Rajasthan High Court.

As regards Shri Manish Shishodia, the Collegium is of the considered view that his name deserves to be deferred.

As regards S/Shri (1) Anurag Sharma, (2) Ashvin Garg, (3) Rajeev Purohit, (4) Sachin Acharya, (5) Sanjay Jhanwar and (6) Smt. Anita Aggarwal, having regard to the material on record and all relevant factors, the Collegium is of the considered view that their cases deserve to be remitted to the High Court.

Therefore, Collegium resolves to recommend that S/Shri (1) Mahendra Goyal and (2) Farzand Ali, Advocates, be appointed
as Judges of the Rajasthan High Court. 


[Collegium Resolution dt. 24-07-2019]

Supreme Court of India

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

Proposal for appointment of 8 Advocates, as Judges of the Punjab & Haryana High Court:

1. Shri Jasgurpreet Singh Puri,
2. Shri Suvir Sehgal,
3. Shri Girish Agnihotri,
4. Mrs. Alka Sarin,
5. Shri Inder Pal Singh Doabia,
6. Shri Kamal Sehgal,
7. Shri Puneet Bali and
8. Shri Vikas Bahl

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) Jasgurpreet Singh Puri, (2) Suvir Sehgal, (3) Girish Agnihotri, (4) Mrs. Alka Sarin, and (5) Kamal Sehgal are suitable for being appointed as Judges of the Punjab & Haryana High Court.

As regards S/Shri (1) Puneet Bali and (2) Vikas Bahl (mentioned at Sl. Nos.7 and 8 above), the Collegium is of the considered view that consideration of the proposal for their elevation deserves to be deferred. Collegium was also of the view that  Shri Inder Pal Singh Doabia deserves to be remitted to the High Court.

Therefore, the Collegium resolves to recommend that S/Shri (1) Jasgurpreet Singh Puri, (2) Suvir Sehgal, (3) Girish Agnihotri, (4) Mrs. Alka Sarin, and (5) Kamal Sehgal, Advocates be appointed as Judges of the Punjab & Haryana High Court. 


[Collegium Resolution dt. 25-07-2019]

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

“Since the tenure of the above-named Additional Judges is due to expire very shortly on 26th June, 2019, the Collegium recommends that pending final decision to be taken by the Collegium in the matter after verification of the above-mentioned inputs, S/Shri Justices Sharad Kumar Gupta, Ram Prasanna Sharma, and Arvind Singh Chandel be appointed as Additional Judges for a fresh term of six months w.e.f. 27th June, 2019.”


[Resolution dt. 12-06-2019]

Supreme Court of India

Appointments & TransfersNews

Justice A.A. Kureshi is the senior-most Judge from Gujarat High Court and at present is functioning, on transfer, in Bombay High Court. Having regard to all relevant factors, the Collegium is of the considered view that Justice A. A Kureshi is suitable in all respects for being appointed as Chief Justice of the Madhya Pradesh High Court. The Collegium resolves to recommend accordingly.


[Resolution dt. 10-05-2019]

Collegium Resolutions

Appointments & TransfersNews

Justice D.N. Patel is a senior puisne Judge from Gujarat High Court and at present is functioning, on transfer, in Jharkhand High Court. Having regard to all relevant factors, the Collegium is of the considered view that Justice D.N. Patel is suitable in all respects for being appointed as Chief Justice of the Delhi High Court. The Collegium resolves to recommend accordingly.


[Resolution dt. 10-05-2019]

Collegium Resolutions

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

Appointment of Justice P.R. Ramachandra Menon, Judge, Kerala High Court as Chief Justice in Chhattisgarh High Court.

Collegium comprising of Ranjana Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ., recommends the appointment of Justice P.R. Ramachandra Menon who is the senior-most Judge from Kerala High Court and has been functioning there since his elevation as Judge of that High Court. Having regard to all relevant factors, the Collegium finds Justice P.R. Ramachandra Menon suitable in all respects for being appointed as Chief Justice of the Chhattisgarh High Court. The Collegium resolves to recommend accordingly.

While making the above recommendation, the Collegium is conscious of the fact that consequent upon the proposed appointment, there will be two Chief Justices from Kerala High Court.


[Dated: 8-04-2019]

Collegium Resolutions

Supreme Court of India

Appointments & TransfersNews

Proposal for the appointment of Dr. (Smt.) Shashikala Moody Anandappa Urankar, Judicial Officer as Judge of the Karnataka High Court.

On the basis of 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 the proposal for the elevation of Dr. (Smt.) Shashikala Moody Anandappa Urankar, Judicial Officer, deserves to be remitted to the Karnataka High Court. The Collegium resolves to recommend accordingly.

[Notification dt. 01-04-2019]

Collegium Resolutions

Appointments & TransfersNews

This relates to the proposal for appointment of following two Advocates as Judges of the Delhi High Court:

  1. Shri Krishnendu Datta
  2. Shri Saurabh Kirpal

On the basis of material on record and having regard to all relevant factors, the Collegium is of the considered view that the proposal for elevation of Shri Krishnendu Datta, Advocate, deserves to be remitted to the Delhi High Court. The Collegium resolves to recommend accordingly.

The proposal for the elevation of Shri Saurabh Kirpal, Advocate is deferred.

[Notification dt. 01-04-2019]

Collegium Resolutions

Appointments & TransfersNews

Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ., recommends for the appointment of following three Advocates, as Judges of the Kerala High Court:

1.  Conrad Stansilaus Dias
2. Mohammed Nias C.P.
3. Paul K.K.

Collegium stated in regard to the above names stated that,

“For purpose of assessing merit and suitability of the above-named recommendees for elevation to the High Court, we have carefully scrutinized the material placed in the file including the observations made by the Department of Justice therein. Apart from this, we considered it appropriate to have interaction with all the recommendees. On the basis of interaction and having regard to all relevant factors, the Collegium is of the considered view that S/Shri (1) Conrad Stansilaus Dias, (2) Mohammed Nias C.P., and (3) Paul K.K., are suitable for being appointed as Judges of the Kerala High Court.”

In view of the above, the Collegium resolves to recommend that S/Shri (1) Conrad Stansilaus Dias, (2) Mohammed Nias C.P., and (3) Paul K.K., Advocates, be appointed as Judges of the Kerala High Court. Their inter se seniority be fixed as per the existing practice.

[Dated 25-03-2019]

Collegium Resolution