Appointments & TransfersNews

Proposal for transfer of Justice V.K. Tahilramani to Meghalaya High Court.

Office of the Chief Justice of the Meghalaya High Court would be falling vacant shortly consequent upon transfer of Justice A.K. Mittal, Chief Justice of that High Court to Madras High Court.

Collegium resolves to recommend that Justice V.K. Tahilramani, Chief Justice, Madras High Court [PHC: Bombay], be transferred, in the interest of better administration of justice, to Meghalaya High Court.

Upon being requested to send her response in terms of the Memorandum of Procedure, Justice V.K. Tahilramani vide
representation dated 2-09-2019, for reasons stated therein, has requested to reconsider her proposal for transfer to Meghalaya High Court.

On reconsideration, the Collegium is of the considered view that it is not possible to accede to her request. The Collegium, accordingly, reiterates its recommendation dated 28th August, 2019 for transfer of Justice V.K. Tahilramani to Meghalaya High Court.


[Resolution of Collegium dt. 03-09-2019]

Supreme Court of India

Appointments & TransfersNews

As the office of the Chief Justice of the Kerala High Court would be falling vacant shortly, consequent upon elevation of Justice Hrishikesh Roy, Chief Justice of that High Court to the Supreme Court, in terms of a separate recommendation made by the Collegium today. Therefore, the appointment to that office is required to be made.

Justice S. Manikumar is the senior-most Judge from Madras High Court and has been functioning there since his elevation. Having regard to all relevant factors, the Collegium is of the considered view that Justice S. Manikumar is suitable in all respects for being appointed as Chief Justice of the Kerala High Court. The Collegium resolves to recommend accordingly.


Collegium Resolution dt. 28-08-2019

Supreme Court of India

 

Appointments & TransfersNews

Against the sanctioned strength of 31 Judges, the Supreme Court of India is presently functioning with 27 Judges, leaving 04 clear vacancies.

The Collegium has discussed names of Chief Justices as well as senior puisne Judges of all High Courts, eligible for elevation to the Supreme Court. The Collegium is of the considered view that at present the following persons are more deserving and suitable in all respects than other Chief Justices and senior puisne Judges of High Courts, for being appointed as Judges of the Supreme Court of India:

1. Mr Justice Aniruddha Bose,
Chief Justice, Jharkhand High Court
(PHC: Calcutta) and

2. Mr Justice A.S. Bopanna,
Chief Justice, Gauhati High Court
(PHC: Karnataka)

The Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde, N.V.Ramana, Arun Mishra and R.F. Nariman, JJ., therefore, recommends that Justices Aniruddha Bose and A.S. Bopanna be appointed as Judges in the Supreme Court of India.


Collegium Resolutions

Supreme Court of India

[Dated: 12-04-2019]

Appointments & TransfersNews

Collegium comprising of Ranjan Gogoi, CJ and S.A. Bobde and N.V. Ramana, JJ., recommends the appointment of Justice S. Ravindra Bhat of Delhi High Court to be the Chief Justice of Rajasthan High Court.

Justice S. Ravindra Bhat is the senior-most Judge from Delhi High Court and is functioning in that High Court since his elevation. Having regard to all relevant factors, the Collegium finds Justice S. Ravindra Bhat suitable in all respects for being appointed as Chief Justice of the Rajasthan 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 three Chief Justices from Delhi High Court, which has the special distinction of being the High Court for the national capital.


[Dated: 08-04-2019]

Collegium Resolutions

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