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 the appointment of following 9 Advocates as Judges of the Calcutta High Court:

Advocates

1. Dibyendra Narayana Ray
2. Jaytosh Majumdar
3. Sagar Bandyopadhyay
4. Amitesh Banerjee
5. Raja Basu Chowdhury
6. Manju Bhuteria
7. Vineeta Meharia
8. Lapita Banerji and
9. Sakya Sen

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) Jaytosh Majumdar, (2) Amitesh Banerjee, (3) Raja Basu Chowdhury, (4) Smt. Lapita Banerji and (5) Sakya Sen (mentioned at Sl. Nos. 2, 4, 5, 8, and 9 above) are suitable for being appointed as Judges of the Calcutta High Court.

As regards (1) Dibyendra Narayana Ray, (2) Sagar Bandyopadhyay, (3) Smt. Manju Bhuteria and (4) Ms. Vineeta Meharia, (mentioned at Sl. Nos.1, 3, 6 and 7 above), 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. The Collegium resolves to recommend accordingly.

Collegium resolves to recommend that S/Shri (1) Jaytosh Majumdar, (2) Amitesh Banerjee, (3) Raja Basu Chowdhury, (4) Smt. Lapita Banerji and (5) Sakya Sen, Advocates, be appointed as Judges of the Calcutta High Court. Their inter se seniority be fixed as per the existing practice.

Proposal for appointment of following two Advocates as Judges of the Calcutta High Court:

Advocates

1. Shri Ranajit Chatterjee and
2. Shri Kausik Chanda.

The above recommendation was made by the then Acting Chief Justice of the Calcutta High Court on 10-01-2019, in consultation with his two senior-most colleagues.

On the basis of interaction, the material on record and having regard to all relevant factors, the Collegium is of the considered view that Shri Kausik Chanda, Advocate (mentioned at Sl. No. 2 above) is suitable for being appointed as Judge of the Calcutta High Court.

As regards Shri Ranajit Chatterjee, (mentioned at Sl. No.1 above), having regard to the material on record and all relevant factors including the fact that his average net professional income is below the prescribed income limit, the Collegium is of the considered view that his name deserves to be remitted to the High Court. The Collegium resolves to recommend accordingly.

Therefore, Collegium resolved to recommend Shri Kausik Chanda, Advocate as Judge of the Calcutta High Court.


[Collegium Resolution dt. 24-07-2019]

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

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

Proposal for appointment of following 9 Advocates, as Judges of the Karnataka High Court:

1. Shri Savanur Vishwajith Shetty
2. Shri Singapuram Raghavachar Krishna Kumar
3. Shri Maralur Indrakumar Arun
4. Shri Mohammed Ghouse Shukure Kamal
5. Shri Ashok Subhashchandra Kinagi
6. Shri Govindaraj Suraj
7. Shri Engalaguppe Seetharamaiah Indiresh
8. Shri Sachin Shankar Magadum
9. Smt. Bangalore Vasudevaiah Vidyulatha

As regards Smt. Bangalore Vasudevaiah Vidyulatha (mentioned at Sl. No. 9 above) having regard to all relevant factors and the material placed in the file, the Collegium is of the considered view that the proposal for her elevation deserves to be remitted to the Karnataka High Court. The Collegium resolves to recommend accordingly.

In view of the above, the Collegium resolves to recommend that S/Shri (1) Savanur Vishwajith Shetty, (2) Singapuram Raghavachar Krishna Kumar, (3) Maralur Indrakumar Arun, (4) Mohammed Ghouse Shukure Kamal, (5) Ashok Subhashchandra Kinagi, (6) Govindaraj Suraj, (7) Engalaguppe Seetharamaiah Indiresh, and (8) Sachin Shankar Magadum, Advocates be appointed as Judges of the Karnataka High Court. Their inter se seniority be fixed as per the existing practice.

Collegium Resolution

[Dated: 25-03-2019]

Supreme Court of India

Appointments & TransfersNews

Proposal for appointment as Judges of Bombay High Court was made for 10 Advocates, namely:

1. Shri Avinash G. Gharote
2. Shri N.B. Suryawanshi
3. Shri Avinash S. Deshmukh
4. Ms. Manjari Dhanesh Shah
5. Shri J.R. Shah
6. Shri Madhav Jamdar
7. Shri Anil Kilor
8. Shri Abhay Kumar Ahuja
9. Shri Devidas Pangam
10. Shri Milind Narendra Jadhav

On the basis of interaction and having regard to all relevant factors, the Collegium is of the considered view that S/Shri (1) Avinash G. Gharote, (2) N.B. Suryawanshi, (3) Madhav Jamdar, (4) Anil Kilor, and (5) Milind Narendra Jadhav (mentioned at Sl. Nos. 1, 2, 6, 7 and 10 above) are suitable for being appointed as Judges of the Bombay High Court.

As regards S/Shri (1) Avinash S. Deshmukh, (2) Ms. Manjari Dhanesh Shah, (3) J.R. Shah, and (4) Devidas Pangam, (mentioned at
Sl. Nos. 3, 4, 5, and 9 above) having regard to 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 Bombay High Court.

As regards Shri Abhay Kumar Ahuja (mentioned at Sl. No.8 above), consideration of the proposal for his elevation is deferred for being taken up on receipt of certain information from the Chief Justice of the Bombay High Court. In view of the above, the Collegium resolves to recommend that S/Shri (1) Avinash G. Gharote, (2) N.B. Suryawanshi, (3) Madhav Jamdar, (4) Anil Kilor, and (5) Milind Narendra Jadhav, Advocates be appointed as Judges of the Bombay High Court. Their inter se seniority be fixed as per the existing practice.

Collegium Resolutions

Dated: 25-03-2019

Supreme Court of India

Hot Off The PressNews

Reports suggest that Law Minister Ravi Shankar Prasad has written to a letter to CJI Dipak Misra, asking the collegium to reconsider Uttarakhand High Court’s Chief Justice KM Joseph’s name for elevation to the Supreme Court. The Law ministry says:

“it would not be appropriate, at this stage, to elevate Uttarakhand High Court Chief Justice KM Joseph to the Supreme Court.”

The letter states that Justice KM Joseph is placed at number 42 in the All India High Court Judges’ Seniority list and there are presently 11 Chief Justices of various High Courts who are senior to him.

On 10.01.2018, the Supreme Court collegium, comprising of the five senior-most judges, had recommended the names of Uttarakhand Chief Justice KM Joseph and Indu Malhotra for elevation to the Supreme Court. While the Centre has cleared Indu Malhotra’s name, it has rejected the collegium’s recommendation regarding Justice KM Joseph.

While the appointment of Indu Malhotra has been applauded, many Senior members of the Bar have urged CJI Dipak Misra to block her appointment till Justice KM Joseph’s name is cleared. Senior Advocate Indira Jaising took to twitter to show her dismay over non-clearance of Justice Jospeh’s name. She tweeted:

“I appeal to the Chief Justice of India not to swear in Indu Malhotra until Justice Joseph is cleared for appointment , independence of the Judiciary must be saved at all cost.”

In another tweet, she said that if Indu Malhotra is sweared in as the Supreme Court judge, it will be illegal:

“As of now there is no collegium decision to appoint Indu Malhotra alone , hence a judge is about to be sworn in illegally , another collegium decision needed to swear her in alone to legalise her appointment , will the Chief Justice stand for independence of the judiciary please.”

Advocate Vikas Singh, President of the Supreme Court Bar Association, welcomed Indu Malhotra’s appointment, calling her a fine lawyer & a promising judge. However, on Centre’s silence on Justice KM Joseph, he said:

“I have huge reservation at the attitude of the government, there is no way by which they should not have cleared Justice KM Joseph’s name. By making one appointment and not making another, the government has interfered in functioning of the judiciary. This is a very serious matter and should be taken up with the government very strongly.”

As per the latest reports, Supreme Court has refused to give an urgent hearing to a mentioning by a group of Supreme Court Bar Association lawyers, with 100 signatures, seeking a stay on Senior Advocate Indu Malhotra’s appointment as Supreme Court judge in light of Centre’s decision to reject Justice KM Joseph’s elevation. The SCBA resolution states:

“While we stand for nomination of Ms. Indu Malhotra, Senior Advocate and one of our distinguished members, we express our deep anguish for non-inclusion of Justice KM Joseph and selective processing of files contrary to the recommendation of the Supreme Court collegium. We strongly condemn the selective approach of the Executive and call upon the Hon’ble Supreme Court to take appropriate steps to restore independence of the judiciary. “

(Source: ANI)

Hot Off The PressNews

Making Senior Advocate Indu Malhotra the first woman lawyer to be directly elevated to the Bench, Centre has cleared her name for appointment as the Supreme Court Judge. She is likely to take oath on 27.04.2018.

On 10.01.2018, the Supreme Court collegium, comprising of the five senior-most judges, had recommended the names of Uttarakhand Chief Justice KM Joseph and Indu Malhotra for elevation to the Supreme Court. While the Centre has cleared Indu Malhotra’s name, it is still silent on Justice KM Joseph’s elevation.

In the last 70 years of independence, Indian Supreme Court has seen only 6 women judges, namely, Justice M Fathima Beevi, Justice Sujata V Manohar, Justice Ruma Pal, Justice Gyan Sudha Misra, Justice Ranjana Prakash Desai and Justice R. Banumathi. Currently, Justice Banumathi is the only woman judge in the Supreme Court. Indu Malhotra, who joined the bar in the year 1983, will be the 7th woman judge. She qualified as an Advocate-on-Record (AoR) in the Supreme Court in 1988 and was designated as a senior advocate in 2007, only the second woman to be designated a senior advocate by the Supreme Court, after Justice Leila Seth.

While the appointment of Indu Malhotra has been applauded, many Senior members of the Bar have urged CJI Dipak Misra to block her appointment till Justice KM Joseph’s name is cleared. Senior Advocate Indira Jaising took to twitter to show her dismay over non-clearance of Justice Jospeh’s name. She tweeted:

“I appeal to the Chief Justice of India not to swear in Indu Malhotra until Justice Joseph is cleared for appointment , independence of the Judiciary must be saved at all cost.”

In another tweet, she said that if Indu Malhotra is sweared in as the Supreme Court judge, it will be illegal:

“As of now there is no collegium decision to appoint Indu Malhotra alone , hence a judge is about to be sworn in illegally , another collegium decision needed to swear her in alone to legalise her appointment , will the Chief Justice stand for independence of the judiciary please.”

Advocate Vikas Singh, President of the Supreme Court Bar Association, welcomed Indu Malhotra’s appointment, calling her a fine lawyer & a promising judge. However, on Centre’s silence on Justice KM Joseph, he said:

“I have huge reservation at the attitude of the government, there is no way by which they should not have cleared Justice KM Joseph’s name. By making one appointment and not making another, the government has interfered in functioning of the judiciary. This is a very serious matter and should be taken up with the government very strongly.”

(With inputs from DNA and ANI)