Style Switcher

Text Resize

Chief Justice & Judges


 Mr Justice Mohammad Rafiq

Hon'ble Mr. Justice Mohammad Rafiq, Chief Justice, High Court of Meghalaya

        His Lordship, Mr. Justice Mohammad Rafiq, was administered the oath of office of Chief Justice of the High Court of Meghalaya on 13th November 2019 at Raj Bhavan by his Honour the Governor of Meghalaya Shri. Tathagata Roy.

        Prior to his appointment as Chief Justice, his Lordship served as a Judge at the High Court of Rajasthan where he was elevated as Judge on May 15th 2006.

        His Lordship had functioned as Acting Chief Justice of Rajasthan High Court twice on April 7th 2019 upto May 4th 2019 and September 23rd 2019 to October 5th 2019. His Lordship also worked as Executive Chairman of the Rajasthan State Legal Services Authority and Administrative Judge prior to elevation as Chief Justice.

        His Lordship was born on May 25th 1960 at Sujangarh in Churu district of Rajasthan. He completed his B.Com in 1980, LL.B in 1984 and M.Com in 1986 from University of Rajasthan.

        His Lordship later on joined the Bar and practised as Advocate since July 1984. His Lordship worked as Assistant Government Advocate for the State of Rajasthan from July 15th 1986 to December 21st 1987 and Deputy Government Advocate from December 22nd 1987 to June 29th 1990. He also represented the Union of India as Standing Counsel from 1992 to 2001 before the High Court.

        His Lordship was appointed Additional Advocate General for the State of Rajasthan on January 7th 1999 and worked as such till his Lordship’s elevation to the Bench.

        His Lordship practiced exclusively in Rajasthan High Court in almost all branches of law especially conducted constitutional matters, service matters, land acquisition cases, land revenue cases, preventive detention cases, customs & excise matters, railway claims cases, tax matters, company matters and criminal matters before the High Court.


 Mr Justice Ranjit V. More

Hon'ble Mr Justice Ranjit V. More, Judge, High Court of Meghalaya

        Justice Shri Ranjit Vasantrao More was born on 4th November, 1959 and hails from Nimsod, Tq. Khatau, District Satara (Maharashtra). He did his schooling education at Nimsod, district Satara and B.A. (Hons.) from Kolhapur and obtained Law Degree from Sangli. He stood 2nd in order of merit of Shivaji University, Kolhapur in LL.B. He was also awarded National Merit Scholarship for prosecuting further studies. He did his LL.M. from Mumbai University.

        He enrolled as an Advocate on 15th September, 1983 and joined chamber of Shri A.P. Shah (former Chief Justice of Chennai and Delhi High Court). He mainly practised at Appellate Side of High Court of Bombay. He appeared in several Constitutional, Civil and Criminal matters on behalf of Municipal Council, Municipal Corporations, District Central Cooperative Banks, Sugar Factories, Election Commission and Maharashtra Public Service Commission. He appeared in several important matters and also in Public Interest Litigations.

       He was elevated as Judge of the Bombay High Court on 8th September, 2006. His Lordship was transferred to the High Court of Meghalaya and took oath as Judge on 9th March 2020.


 Mr Justice  Hamarsan Singh Thangkhiew

Hon'ble Mr Justice Hamarsan Singh Thangkhiew, Judge, High Court of Meghalaya

        Born on 24th December 1966 at Shillong in the State of Meghalaya, his Lordship took oath as Judge of the High Court of Meghalaya on 19th November 2018. His Lordship completed his initial schooling and college from St. Edmund’s College, Shillong; and thereafter, after attaining his LLB Degree from Delhi University in 1990, his Lordship was enrolled as an Advocate with the Bar Council of Assam, Nagaland, Meghalaya, Manipur, Tripura, Mizoram and Arunachal Pradesh in 1990-1991.

       His Lordship’s area of practice included civil, constitutional, customary and company law. His Lordship’s interest also included pro bono work for indigent persons apart from mediation activities under the auspices of Meghalaya State Legal Services Authority. He was designated Senior Advocate by the Gauhati High Court in August 2010.

        During his practice at the Bar, his Lordship acted as counsel/standing counsel for Jaintia Hills Autonomous District Council; Syiem of Mylliem and Durbar; Election Commission of India; Election Department, Govt. of Meghalaya; Meghalaya Urban Development Authority and North Eastern Hill University. His Lordship had also acted as special counsel for the State of Meghalaya in cases pertaining to reservation policy of the State Government and had appeared for Meghalaya Police before the National Human Rights Commission and also before the P.C. Phukan Commission of Enquiry and the Rajkhowa Commission of Enquiry. His Lordship was also a member of the Institutional Ethics Committee of NEIGHRHMS and NEHU.

       Besides, his Lordship was an elected member of the Bar Council of Assam, Nagaland, Meghalaya, Manipur, Tripura, Mizoram, Arunachal Pradesh and Sikkim and member of the Meghalaya State Bar Council under Section 58 of Advocates Act, 1961 and the Meghalaya State Law Commission.


Mr Justice Wanlura Diengdoh

Hon'ble Mr Justice Wanlura Diengdoh, Judge, High Court of Meghalaya

        His Lordship was born on 4th November 1965 at Shillong in the State of Meghalaya. His Lordship completed his schooling from St. Anthony’s School, Shillong and B.Com from Shillong College, Shillong and thereafter obtained his Honours from St. Anthony’s College, Shillong. His Lordship attained his LLB Degree from Shillong Law College in 1990 and got enrolled as an Advocate with the Bar Council of Assam, Nagaland, Meghalaya, Manipur, Tripura, Mizoram and Arunachal Pradesh in 1990-1991. His Lordship therafter practised in the High Court as well as in the subordinate Courts in the State of Meghalaya in diverse fields.

        His Lordship has left his footprints in the judicial service by serving in various capacities. His Lordship joined the Judicial Service in the State of Meghalaya as an Additional District and Sessions Judge, Shillong in August 2000 and thereafter was appointed as Registrar, Gauhati High Court, Shillong Bench in 2009 and became the first Registrar General of the High Court Of Meghalaya in 2013. His Lordship served as the District and Sessions Judge, Williamnagar in 2014 and District and Sessions Judge, Tura in 2015. His Lordship has been appointed as Member Secretary, Meghalaya State Legal Services Authority in 2015 and subsequent thereupon as the District and Sessions Judge, Shillong in July 2019. His Lordship was elevated and sworn in as Judge of the High Court Of Meghalaya on 15th November 2019.