Bail Application
Appointments & TransfersNews

Proposal for the appointment of Satyen Vaidya, Advocate, as Judge of the Himachal Pradesh High Court.

Proposal for appointment of following two Advocates, as Judges of the Himachal Pradesh High Court:

1. Anoop Chitkara, and
2. Jyotsna Rewal Dua,

Collegium comprising of Ranjana Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ. recommended that:

(1) Satyen Vaidya, (2) Anoop Chitkara, and (3) Jyotsna Rewal Dua, Advocates appointed as Judges of the Himachal Pradesh High Court. Their inter se seniority be fixed as per the existing practice.

The above recommendations made by the Chief Justice of the Himachal Pradesh High Court on 11-01-2019, in consultation with his two senior-most colleagues has the concurrence of the Chief Minister and the Governor of Himachal Pradesh.


[Dated: 30-04-2019]

Collegium Resolutions

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

Proposal for appointment of following eleven Judicial Officers as Judges of the Rajasthan High Court:

  1. Shri Abhay Chaturvedi
  2. Shri Devendra Kachhawaha
  3. Shri Satish Kumar Sharma
  4. Ms. Prabha Sharma
  5. Shri Manoj Kumar Vyas
  6. Shri Rameshwar Vyas
  7. Shri Devendra Joshi
  8. Shri Chandra Kumar Songara
  9. Shri Anoop Kumar Saxena
  10. Shri Narendra Singh Dhaddha
  11. Shri Hemant Kumar Jain

As regards Shri Chandra Kumar Songara, (mentioned at Sl. No.8 above), consideration of the proposal for his elevation is deferred for the present and would be taken up after additional information is received from the Chief Justice of the Rajasthan High Court.

As regards S/Shri (1) Devendra Kachhawaha, (2) Satish Kumar Sharma, (3) Ms. Prabha Sharma, (4) Manoj Kumar Vyas, (5) Rameshwar Vyas, (6) Devendra Joshi, (7) Shri Anoop Kumar Saxena, and (8) Shri Hemant Kumar Jain (mentioned at Sl. Nos. 2 to 7, 9 and 11 above) consideration of their proposal for elevation is deferred for the present. The same would be taken up upon receipt of detailed information from the Department of Justice in respect of certain unconfirmed inputs pointed out in the file.

Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ., resolves to recommend that S/Shri (1) Abhay Chaturvedi, and (2) Narendra Singh Dhaddha, Judicial Officers, be appointed as Judges of the Rajasthan High Court. Their inter se seniority be fixed as per the existing practice.

[Notification dt. 01-04-2019]

Collegium Resolutions

Appointments & TransfersNews

Proposal for appointment of following 6Advocates, as Judges of the Patna High Court:

  1. Shri Anjani Kumar Sharan
  2. Shri Anil Kumar Sinha
  3. Shri Rajendra Kumar Giri
  4. Shri Prabhat Kumar Singh
  5. Shri Partha Sarthy
  6. Shri Vikash Kumar

On the basis of interaction and having regard to all relevant factors, the Collegium is of the considered view that S/Shri (1) Anjani Kumar Sharan, (2) Anil Kumar Sinha, (3) Prabhat Kumar Singh and (4) Partha Sarthy, (mentioned at Sl. Nos. 1, 2, 4 and 5 above) are suitable for being appointed as Judges of the Patna High Court.

As regards S/Shri (1) Rajendra Kumar Giri, and (2) Vikash Kumar (mentioned at Sl.Nos. 3 and 6 above), having regard all relevant factors and the material placed in the file, the Collegium is of the considered view that the proposal for their elevation deserves to be remitted to the Patna High Court. The Collegium resolves to recommend accordingly.

[Notification dt. 01-04-2019]

Collegium Resolutions