Former Chief Justice and Judges

 

 

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Hon’ble Mrs Justice T Meena Kumari (23rd March, 2013 to 03rd August, 2013)
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Hon’ble Mr Justice Prafulla C. Pant (20th September, 2013 to 12th August, 2014):Born on 30th of August, 1952 in District Pithoragarh of Uttarakhand, he got his primary and secondary education from there. After doing B.Sc. and LL.B. from Allahabad and Lucknow respectively, he joined the Bar at Allahabad in 1973, and entered into U.P. Judicial Service in the year 1976 (through U.P. Munsif Examination, 1973). Held different posts in Judicial Service at Ghaziabad, Pilibhit, Ranikhet, Bareilly and Meerut in Uttar Pradesh. Thereafter he was promoted to U.P. Higher Judicial Service in 1990, and joined as Additional District Judge in District Bahraich. He also worked as Joint Registrar in High Court of Allahabad. He has written books on subjects of law including- "Marriage, Divorce and Other Matrimonial Disputes". His commentary in Hindi on 'Code of Civil Procedure' won the first prize for the year 2000 from Government of India. After creation of State of Uttarakhand, he was the first Secretary, Judicial, of the State. He also held the post of District and Sessions Judge at Nainital before being posted as Registrar General of High Court of Uttarakhand at Nainital. Took oath of Office of Additional Judge, High Court of Uttarakhand with effect from 29th of June, 2004 (F.N.), whereafter, he was confirmed on 19th of February, 2008, as a Judge of the said High Court. He assumed charge of Office of Chief Justice of High Court of Meghalaya, Shillong in the forenoon of 20th of September, 2013 and continued till August 12, 2014. On being further elevated he took oath of Office of Judge, Supreme Court of India on 13th of August, 2014 (F.N.). He is due to demit the office on August 29, 2017.
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Born on 15.01.1954. Did his graduation from Ewing Christian College, Allahabad and Post Graduation in Political Science and Graduation in Law from the University of Allahabad. Enrolled as an advocate by Bar Council, Delhi on 23rd April, 1982. Registered as an advocate on Record of the Supreme Court of India in March, 1987. Practised in the Supreme Court of India for more than 19 years in all type of cases. Was a panel counsel for Railways, BHEL, MMTC and Union of India. Was senior panel counsel for State of Uttar Pradesh in the Supreme Court of India and for Union of India in Delhi High Court. Worked as Central Govt. Counsel to handle Bhopal Gas Leak Disaster case. Was advocate on record and standing counsel for State of Madhya Pradesh since October 1988 till elevation to Bench. Was also advocate on record and standing counsel for State of Chattisgarh since December, 2000. Also appeared for Patna High Court and M.P. High Court in their cases before the Supreme Court. Elevated as an Additional Judge in Madhya Pradesh High Court on 22.10.2001. Took oath as a permanent Judge in April, 2002. Was Administrative Judge of Districts : Damoh, Gwalior, Chattarpur, Ratlam, Khandwa and Khargon in Madhya Pradesh. Was Member of Administrative Committee and HJS Selection Committee. Was also High Court's representative Judge to M.P. Public Service commission to interview candidates for selection to the post of Civil Judge. Has experience of working for about one year in each of three Benches of M.P. High Court namely, Jabalpur, Gwalior and Indore. Took oath as a Judge of Punjab & Haryana High Court on 02.12.2004. Was Chairman of Punjab & Haryana High Court Building Committee apart from being Chairman and Member of other committees. Was Administrative Judge of Sonepat, Kuruskhetra, Karnal & Panipat, and Panchkula districts in Haryana, and Jalandhar and Ludhiana districts in Punjab. Took oath as a Judge of Allahabad High Court on 30.06.2009. Was Senior-most Judge-In-charge of Lucknow Seat of Allahabad High Court from February, 2012 to June, 2014 and a member of High Court Administrative Committee. Was Executive Chairman of U. P. State Legal Services Authority. Was Ex-officio Chairman of Local Committee of governors, La martiniere College ( Boys and Girls ), Lucknow. Was a member of Executive Council of King George Medical University, Lucknow and Mahatma Gandhi Kashi Vidhyapith University, Varanasi. Was Chairman of U.P. Advisory Board (Detention) under National Security Act, 1980, Prevention of Illicit Traffic in Narcotic Drugs & Psychotropic Substances Act, and Conservation of Foreign Exchange & Prevention of Smuggling Activities, (COFEPOSA) Act, 1974. Was Chairman of Committee for appointment of Law Clerks(Trainee) at Lucknow Bench and Competent Authority to grant approval under the provisions of Section 20(v)(b) of Allahabad High Court ( Right to Information) Rules, 2006. Was Chairman of High Court Legal Services Sub-Committee, Lucknow Bench, and Judge Incharge, Judicial Education, Institute of Judicial Training and Research, U.P., Lucknow. Was Administrative Judge of Lucknow, Agra and Barabanki in U.P.. Was Chairman of Committee for grant of super time pay scale to HJS Officers and Committee on premature transfer of judges. Was a member of committee for designation of HJS Officers as District Judge. He has authored a large number of judgments reported and unreported relating to almost all important jurisdictions and branches of law. He took Oath as Judge of High Court of Meghalaya on 27th August, 2014 and appointed as Chief Justice(Acting) w. e. f. the date of assuming his office vide Notification No.K-11019/01/2014-US.I dated 27th August, 2014 issued by Joint Secretary to the Government of India, Ministry of Law & Justice ( Department of Justice ), New Delhi.Was appointed as Chief Justice of the High Court of Meghalaya vide notification No K-13034/01/2015-US.1 dated 18th March, 2015 issued by Joint Secretary to the Government of India, Ministry of Law and Justice (Department of Justice) New Delhi and took oath as the Chief Justice of the High Court of Meghalaya on 19th March, 2015. He demitted the Office on 14th January 2016

 

 

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Born on 01.02.1954 in a lawyer's family. Graduated in Science from Utkal University, Bhubaneswar, in the year 1974 and obtained LL.B. Degree from Lucknow university in the year 1977.Enrolled as an Advocate in 1978 and started practice in the Gauhati High Court as well as Sub-ordinate Courts.Practices successfully in Civil, Criminal, Service and Constitutional matters in the Gauhati high Court and Supreme Court of India. Was one of the youngest Advocate, designated as "Senior Advocate", in the history of the Gauhati High Court. Was the Consel of Manipur University for a period of six years. Served as Legal Advisor of the Central Agricultural University, Imphal. Participated successfully in different Enquiry Commissions for the Ministry of Home Affairs, Govt. of India and the Police Deptt., Govt. of Manipur. Was a Senior Member of the Supreme Court Bar Association, New Delhi. Served as Advocate General of Manipur ( Cabinet Status) from 14.01.1998 to 27.03.2001. Elevated as an Additional Judge of the Gauhati High Court on 25.11.2004. Became permanent Judge w.e.f. 27.02.2006. He took Oath as the Judge of the High Court of Meghalaya on the 23rd March, 2013. He demitted the Office on the 31st January 2016

 

 

Judges who had presided at the Shilong Bench of the Gauhati High Court before the establishment of the High Court of Meghalaya on the 23rd March 2013

 

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Hon’ble Mr Justice S. L. Saraf (04 - 02 - 1995 to 31 - 01 - 1997)
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Hon’ble Mr Justice D. N Choudhury(05 - 02 - 1996 to 28 - 02 - 1997)
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Hon’ble Mr Justice A. P. Singh ( 05 - 03 - 1997 to 01 - 06 - 2000 )
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Hon’ble (L) Mr Justice N. S. Singh( 01 - 03 - 1997 to 31 - 04 - 2002 )
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Hon’ble (L) Mr Justice B. Lamare( 01 - 11 - 2004 to 22 - 12 - 2005 )
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Hon’ble Mr Justice Amitava Roy( 14 - 04 - 2002 to 01 - 11 - 2002)
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Hon’ble Mr Justice A. P. Subba( 01- 01 - 2007 to 10 - 11 - 2007 )
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Hon’ble Mrs Justice Anima Hazarika ( 01 - 01 - 2005 to 01 - 05 - 2006 )
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Hon’ble Mr Justice T Vaiphei

 

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