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Former Hon'ble Chief Justices and Judges

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Hon'ble Mr. Justice Ashok A. Desai ( Founder Chief Justice ):- Started practice as Advocate in High Court, Nagpur in 1970. Elected as General Secretary of the Nagpur Bar Association in 1978. Was Honorary Lecturer, University College of Law, Nagpur during 1978-80. Was President of Nagpur Bar Association. Was Assistant Government Pleader, High Court, Nagpur between 1980-86. Elected on Nagpur University Senate from Law Graduates’ Constituency in 1982. Was member of the Maharashtra Bar Council. Elevated as a Judge, High Court of Judicature at Bombay in 1986. Elelcted as Member of Governing Council of Indian Law Institute, New Delhi from the Constituency of Judges of High Courts and Supreme Court in India in 1989. Was Member of Editorial Committee for Journal of Indian Law Institute, New Delhi. Was Member, Advisory Board, Centre for Corporate Research and Training, set up by the Institute of Company Secretaries of India, New Delhi. Was Member, Legal Education Committee, Bar Council of India. Elected for the fourth time as a Member of Governing Council, Indian Law Institute, New Delhi, from the Constituency of Judges of Supreme Court and High Courts. Appointed as Acting Chief Justice of High Court of Uttarakhand at Nainital on 09/11/2000. Appointed as Chief Justice on 06/12/2000 and remained till 31/03/2003. Later on started practice in Supreme Court. Expired on 09/02/2006.

Hon'ble Mr. Justice S.H. Kapadia:- Born on  29th September, 1947. Enrolled as an Advocate on 10th September, 1974.  Practised in the Bombay High Court, both on the Original Side and Appellate Side in Suits, Letters Patent Appeals, Writs, matters under Negotiable Instruments Act, Detention Matters, matters under Bombay Rent Act, matters under Bombay Municipal Corporation Act including trials concerning fixation of rateable value, matters under Maharashtra Land Revenue Code including trials concerning valuation of properties for the purposes of fixation of NA assessments, challenge to the validity of notifications fixing Standard Rent, appeared in AOs, First Appeals under the BMC Act, Second Appeals as also in Land Acquisition References under the Land Acquisition Act as also in matters under  Bombay Land Requisition and Acquisition Act.  This is apart from the practice in Industrial Law and Services Matters. Appeared as a Counsel for the Department in Income-tax matters. Appeared as a Counsel for BMC in matters concerning rateable value and Octroi. Appeared  as a Counsel for Bharat Petroleum Corporation and Hindustan Petroleum Corporation in High Court and Supreme Court in connection with service matters including disputes concerning framing of Pension Rules.  Also appeared for the Management and Unions in matters under Industrial Dispute Act, 1947 and ULP Act, 1972.

Appointed as an Additional Judge of the Bombay High Court, on 8th October, 1991.  Appointed as a Permanent Judge of  the Bombay High Court on 23rd March 1993.  Appointed as a judge of the Special Court (Trial of Offences  Relating to Transactions in Securities) Act, 1992 on 15th October, 1999. During the above period, decided important matters under PIL pertaining to CRZ, financial matters under RBI and Banking Regulation Acts; matters concerning the Constitutional validity of the 74th Amendment Act of 1992 dealing with Municipalities; matters under The Smugglers and Foreign Exchange Manipulators ( Forfeiture of Property) Act, 1976; matters concerning Mergers and Acquisitions; matters under Payment of Bonus Act; matters under Industrial Disputes Act.  In addition to the above, dealt with matters under the Income-tax Act concerning Valuation of closing stocks, Accounting treatment to be given to Modvat Credit, Convergence of Tax Accounting with Commercial Accounting, etc.

As a Judge presiding over the Special Court has dealt with Civil and Criminal matters including matters concerning corroborative value to be given to the Reports submitted by RBI and JPC vis-a-vis Evidence Act. As a judge of the Special Court, has also dealt with Accounts and Finances of Banks and Financial Institutions as also accounts of the Share and Stock Brokers as also matters under Contempt of Courts Act where the Notified Parties had diverted their assets.  As a Judge of the Special Court has framed Investment Schemes, Schemes dealing with Valuation and Disposal of Shares of Notified Parties as also Distribution of assets of the Notified Parties under the Act and declaring dividends to the Creditors of the Notified Parties .

Has keen interest in Economics, Public Finance, Theoretical Physics and Hindu and Buddhist Philosophies. Elevated as Chief Justice of High Court of Uttarakhand at Nainital on 5th August 2003. Elevated to Supreme Court of India as a Judge on 17/12/2004. Due to Retire on 27th September 2012.

 

Hon'ble Mr. Justice V.S.Sirpurkar:- Born on 22nd August, 1946. Hailing from a Lawyers’ family- Father, Mother, Wife, Son, Daughter-in-law and brothers are all Lawyers. Matriculated from Chandrapur District of Maharashtra, topping in the District.  Completed graduation from Morris College, Nagpur in 1966. Completed Law Degree from the University College of Law, Nagpur. Practised at Nagpur in the High Court on constitutional and criminal sides.Was elected as a Joint Secretary and Secretary of the High Court Bar Association, Nagpur.  Was also elected as a Member of Maharashtra Bar Council twice; i.e. in the year 1985 and 1991. Elevated as a Judge of the Bombay High Court in 1992. Transferred to the Madras High Court in December 1997 where as Senior Judge also held the post of “Executive Chairman” of the Tamil Nadu State Legal Services Authority.Life Member of the World Wild Life Fund.Elevated as Chief Justice, High Court of Uttarakhand vide notification dated 16th July, 2004 and held the Office of Chief Justice, High Court of Uttarakhand w.e.f. 25th July, 2004.Co-opted as a Member to the Legal Education Committee of the Bar Council of India, New Delhi.Serving as a Member of the Governing Council of the Indian Law Institute, New Delhi from the Judges’ Constituency. Transferred to High Court of Calcutta on 20/03/2005 as Chief Justice. Elevated to Supreme Court on 12/01/2007.

Hon'ble Mr. Justice Cyriac Joseph:- Born on 28.01.1947. Enrolled as Advocate on 12.10.1968. Practiced in the High Court of Kerala at Ernakulam since the date of enrolment. Worked as Government Pleader from 1976 to 1979 and as Liaison Officer / Senior Government Pleader from 1979 to 1987. Served as Additional Advocate General, Kerala from 06.07.1991 to 05.07.1994. Appointed as permanent Judge of the High Court of Kerala w.e.f  06.07.1994. Transferred to Delhi High Court w.e.f  05.08.1994. Transferred back to High Court of Kerala w.e.f  24.09.2001. Served as Acting Chief Justice for one day on 07-06-2002.  Served as Acting Chief Justice from 02.10.2002 (F.N) to 01.11.2002. Served as Acting Chief Justice from 18-11-2004 (F.N) to 20.11.2004. Serving as Acting Chief Justice from 02-03-2005 (A.N). Appointed as Chief Justice of High Court of Uttarakhand at Nainital on 20.03.2005. Transferred to Karnataka High Court on 04/01/2006 as Chief Justice. On appointment as Judge of the Supreme Court of India, assumed office as Judge, Supreme Court on July 7, 2008.

Hon'ble Mr. Justice Rajeev Gupta :- Born at Gwalior in Madhya Pradesh on 10-10-1950. Took B.A and LL.B Degrees from Jiwaji University, Gwalior. Started practice in Madhya Pradesh High Court from November 1973 and continued till 1994. Appointed as Judge of the Madhya Pradesh High Court in September 1994. Assumed charge as Chief Justice of Kerala High Court on 27-04-2005. Transferred to High Court of Uttarakhand at Nainital and assumed charge on 14/01/2006 as Chief Justice. Transferred to Chhattisgarh High Court on 02/02/2008 as Chief Justice. Due to retire on 10-10-2012.

Hon'ble Mr. Justice Vinod Kumar Gupta :- Born on 10th Sept, 1947. Had early Education in Uttar Pradesh and Jammu & Kashmir. Did LL.B from Delhi University. Enrolled as an Advocate with Delhi Bar Council on 23rd of July, 1970 and practiced on original and appellate side of the Jammu & Kashmir High Court. Served as Advocate General Jammu & Kashmir. Was visiting lecturer in the Faculty of Law, University of Jammu. Was actively associated with Bar Activities  and held the offices of President, Vice President and Secretary of Bar Association. Designated as Senior Advocate in 1990. Elevated permanent Judge of Jammu & Kashmir High Court on November 07,1990. His Lordship was transferred to Calcutta High Court May 06, 1996. Was appointed Acting Chief Justice of Jharkhand High Court on November 15,2000 and as the Chief Justice on December 05,2000. His Lordship was transferred as Chief Justice of Himanchal Pradesh High Court on March 08, 2003. Assumed the charge of the Chief Justice of High Court of Uttarakhand, Nainital on February 02,2008. Retired on 09.09.2009.

Hon'ble Mr. Justice J. S. Khehar :- His Lordship was born on August 28, 1952. After graduating in science from Govt. College, Chandigarh in 1974, His Lordship was awarded the LL.B degree by the Panjab University, Chandigarh in 1977, he then acquired the LL.M. qualification from the same University in 1979, for the latter qualification, His Lordship was awarded the Gold Medal for having stood first in the University.

His Lordship was enrolled as an Advocate in 1979 and practiced mainly in the Punjab and Haryana High Court, Chandigarh, Himachal Pradesh High Court, Shimla and the Supreme Court of India, New Delhi. His Lordship was appointed as Additional Advocate General, Punjab in January 1992, and then as Senior Standing Counsel, Union Territory, Chandigarh. His Lordship was designated as Senior Advocate in February, 1995. His Lordship remained standing counsel for Universities of the area, Corporate Bodies and a large number of companies and cooperative organizations.

His Lordship appeared as counsel for Mr. M. Krishnaswamy, M.P. (from the Arani constituency in Tamil Nadu), in the defence of Mr. Justice V. Ramaswami, then Judge of the Supreme Court of India, before the Judges Inquiry Committee (comprising of Mr. Justice P.B. Sawant, then Judge Supreme Court of India; Chief Jutice Mr. P.D. Desai of the Bombay High Court; and Mr. Justice O. Chinnappa Reddy, former Judge of the Supreme Court of India) constituted to investigate the grounds on which the removal of Justice V. Ramaswami was sought.

His Lordship was elevated to the Bench of High Court of Punjab and Haryana, at Chandigarh, on February 8, 1999. His Lordship was appointed as Acting Chief Justice of the Punjab and Haryana High Court twice i.e., with effect from August 02, 2008, and again, with effect from November 17, 2009. His Lordship was elevated as Chief Justice of the High Court of Uttarakhand, at Nainital, on November 29, 2009.

By a notification dated May 20, 2010 the Chairman of the Rajya Sabha appointed His Lordship as a member of the Judges Inquiry Committee for investigating the grounds on which the removal of Mr. Justice P.D. Dinakaran, Chief Justice of the Karnataka High Court, has been sought.

Transferred to High Court of Karnataka on 08/08/2010 as Chief Justice.

His Lordship is scheduled to retire on August 28, 2014.

 

Hon’ble Mr. Justice Mahesh Chand Jain :- Born on 18/10/1944. Did Graduation in Law in the year 1966. Obtained M.Com., M.A. and LL.M. degrees. Appointed as Munsif in January, 1969 and promoted in Higher Judicial Services on 16/05/1977. Elevated as a Judge of the Allahabad High Court on 05/02/1999. Transferred to the High Court of Uttarakhand at Nainital in the month of November, 2000. Again transferred to Allahabad High Court from High Court of Uttarakhand at Nainital and took his oath of office as Judge of Allahabad High Court on 09/11/2001. Due to retire on 17/10/2006

Hon'ble Mr. Justice Irshad Hussain:- Born on 2nd January 1944. Passed LL.B in First division in the year 1968. Was selected as Munsif Magistrate in 1969 batch of P.C.S. (Judicial) competitive examination conducted by U.P. Public Service Commission . Joined the services as such on 12.11.1970 . Was promoted as Civil Judge on 16.1.1978 and was promoted and posted in Higher Judicial Service  (H.J.S)  on 31.7.1983. Has served as Munsif Magistrate Ist class at Moradabad, Nagina (Bijnor) and Shahjahanpur. Remained posted at Civil Judge at Bijnor and Bareilly. Served as Additional District and Sessions Judge at Unnao, Pilibhit, Badaun, Bijnor and Lucknow. Held the post of Presiding Officer, Nagar Maha Palika Tribunal, Lucknow; Additional L.R/Special Secretary Law, Government of U.P. and Secretary Legislative and Parliamentary Affairs/L.R., Government of Uttarakhand at Dehradun . Also held the post of District and Sessions Judge at Shahjahanpur  (U.P) and Udham Singh Nagar  (U.A). Was elevated as Judge of the High Court of Uttarakhand at Nainital on 28th February 2002. Retired on 01.01.2006 and assumed charge of President of State Consumer Disputes Redressal Commission, Uttarakhand, Dehradun on 02/01/2006.

Hon'ble Mr. Justice M.M.Ghildiyal:- Born on 03/01/1946 in village Khola, near Srinagar, district Pauri Garhwal. He did high school from Srinagar, district Pauri Garhwal, intermediate from Ranikhet, district Almora, B.A. from Allahabad University and LL.B. from Allahabad University. He started practice in Allahabad High Court in the year 1980. From the year 1991 to 1994 he was Special Counsel (State of Uttar Pradesh) at Allahabad High Court. From the year 1997 to 08/11/2000 he was Standing Counsel (State of Uttar Pradesh) at Allahabad High Court. Standing Counsel for Oil & Natural Gas Corporation, Garhwal University, Wadia Institute, Kumaon Jal Sansthan, Nagar Mahapalika Allahabad &  Basic Shiksha Parishad, U.P. On 09/11/2000 he was Standing Counsel (State of Uttarakhand) at High Court of Uttarakhand at Nainital. On 01/12/2001 he was Chief Standing Counsel (State of Uttarakhand) at High Court of Uttarakhand at Nainital. Standing Counsel for Uttarakhand Public Service Commission, O.N.G.C., Garhwal University, Kumaon Jal Sansthan, etc. On 18/11/2002 he was elevated as Judge of the High Court of Uttarakhand at Nainital. Retired on 02/01/2008. Appointed as Chairman of Uttarakhand Judicial and Legal academy on 07/01/2008. Assumed charge of Lokayukta of  Uttarakhand on 01/11/2008.

Hon'ble Mr. Justice Rajesh Tandon:-Born on 01/07/1946 and belong to the family of Rajrishi Purshotam Dass Tandon. His father is Sri M.P. Tandon, Author of the book “International Law and Public Relations”. His wife is Smt. Shashi Tondan and has three daughters Smt. Roli Kapoor, Smt. Payal Mehrotra and Km. Nidhi Tondan. Enrolled as an Advocate on 28.3.1968. Took training in the chamber of Sri K.C. Agarwal,( Ex. Chief Justice of Rajashthan and Calcutta High Courts ). Designated as Senior Advocate, in the Full Court meeting held on 9.4.2000, which was subsequently notified in the Gazette on 19.8.2000 by the Allahbad High Court. Appointed Additional Advocate General (Misc.Writ) on 5th September 2003. Looking after the work of Misc. writs in High Court of Uttarakhand and Uttarakhand cases at Allahabad High Court. Took oath as Judge of Uttarakhand High Court on third July 2003 at Nainital. Took oath as Judge of High Court of Uttarakhand on 26/06/2004. His other activities are:

-  Elected  twice as Vice President of the High Court Bar Association, Allahabad.

Member Advocate Association, Allahabad.

-  Ex Vice President of Uttarakhand Bar Association appointed on the reorganisation day

- Appeared as Senior Advocate in various fresh petitions concerning Civil, Criminal, Constitutional and Rent Control matters at Nainital and Allahabad High Court.

- Treasurer Sapru Law Institute, Allahabad.

- Executive Director of Indian Law Institute

- Arranging Seminars under the auspicious of Vidhi Vichar Gosthi, Nainital for the last 34 years.

- Amongst the cases, which have been transferred to Uttarakhand, maximum cases have been argued and conducted of all natures i.e. Second Appeals, Civil Revisions, Writ Petitions concerning his devotion to the profession for the last 35 years.

- Author of Law Books, i.e. Commentary on Rent Control Act; U.P.Z.A. & L.R.Act; Dowry Prohibition Act.

Retired on 30/06/2008

Hon'ble Mr. Justice P.C.Verma:- Born on January 12,1951. Did B.Sc. and LL.B. from Lucknow University. Enrolled as an     Advocate  on March 17,1976. Started practice in the Lucknow Bench of the High Court, Allahabad in Civil, Constitutional, Taxation, Labour and Service matters. In the year 1977 he was appointed as Special Counsel of the State of U.P. till March 1981. In March 1981 he was appointed as Brief Holder for the State of U. P. in Lucknow Bench of the Allahabad High Court. On 06.04.1984 he was appointed as Standing Counsel for the State of U.P. in Lucknow Bench of Allahabad High Court. In 1994 he was appointed as Additional Chief Standing Counsel for the State of U.P. in Lucknow Bench of High Court, Allahabad. On 01.03.1996 he was appointed as Chief Standing Counsel for the State of U.P. at Lucknow Bench, Allahabad High Court and continued as such till the elevation as Judge High Court. On 05.02.1999 he was elevated as permanent Judge of High Court Allahabad at Lucknow Bench.

On 09.11.2000 Justice P.C.Verma became Judge of High Court of Uttarakhand. He also remained Executive Chairman, Uttarakhand State Legal Services Authority w.e.f. 20.03.2002 to 30.03.2003.

He was Acting Chief Justice of High Court of Uttarakhand from 01.04.2003 to 04.08.2003, from 18.12.2003 to 24.07.2004 and for the third time from 08.01.2006 to 13.01.2006. He was also nominated as Executive Chairman of Indian Law Institute Uttarakhand State Unit in the month of Dec. 2005.

Justice P.C.Verma was also appointed as Executive Chairman, Uttarakhand State Legal Services Authority on 01.08.2007.

Justice P.C.Verma was transferred to High Court of Judicature at Allahabad vide notification no. K. 11017/14/2008-US.II dated 20/01/2009.

Hon'ble Mr. Justice J.C.S.Rawat:- Was born on 24th May 1949 in Nainital and got his primary school education in Gahana, district Nainital. He did 10th  ,12th  and Graduation from Higher Scondary School, Mukteshwar, Nainital, GIC Nainital and DSB Govt. College respectively. He did LL.B from Lucknow University. He joined Uttar Pradesh Judicial Service in the year 1976 as Munsiff Magistrate. From 1991 to May 1994 worked as Chief Metropolitan Magistrate and as Additional District Judge, Kanpur Nagar. From 1994 to Nov. 2000 worked as Additional Registrar / Registrar, Allahabad High Court, Lucknow Bench ( from July 2000 to Nov 2000 worked as Registrar of Allahabad High Court). Upon formation of state of Uttarakhand he joined as Registrar of High Court of Uttarakhand at Nainital and worked as such till Jan. 2003. Worked as Court Administrator-cum-Registrar General of the Hon'ble Supreme Court of India from Jan 2003 to June 2004 . Appointed as an Additional Judge of the High Court of Uttarakhand at Nainital on 29th, June 2004 and as Judge of High Court of Uttarakhand on 21/03/2006. Transferred as a Judge of Jharkhand High Court, Ranchi Vide notification K. 11017/2/2009-US.II, Government of India, Ministry of Law and Justice ( Department of Justice), Jaisalmer House, 26, Man Singh Road, New Delhi-110011, dated 18th September, 2009. Assumed charge of office of Judge of the Jharkhand High Court, Ranchi on 01/10/2009.

Hon’ble Mr. Justice Alok Singh:- Born on 28.04.1959 at Roorkee. Justice Singh attained his primary education in Roorkee and thereafter did his Graduation in science from M.S. College, Saharanpur. After which he pursued law and joined practice in 1982 in Civil / District Courts Roorkee, Hardwar. During this period he represented U.P. State electricity Board, U.P. Awas Vikas Parishad, Oriental Insurance Co. National Insurance Co., Nagar Palika Mangalore, Nagar Palika Roorkee beside other organizations and individuals.

In April, 1993 shifted to New Delhi and started appearing before Supreme Court of India, High Court of Delhi, State and National Consumer commission, Delhi beside other courts and tribunals.

Represented State of U.P. in different type of cases before Supreme Court of India being on the Senior Panel of Advocates of State of U.P.

After creation of State of Uttarakhand started appearing and conducting different types of cases before the Hon’ble High Court of Uttarakhand at Nainital and has appeared for Central Government before Hon’ble High Court of Uttarakhand being Central Government Senior Panel Advocate and also appeared for Power Grid Corporation of India, Uttarakhand Power Corporation ltd., Uttarakhand Jal Vidyut Nigam Ltd. , Food Corporation of India, Uttarakhand Wakf Board, Board of control of Cricket in India. Etc.

He was elevated to the High Court of Uttarakhand on 12.10.2009 as a Judge. Transferred as a Judge of Punjab & Hariyana High Court, Chandigarh vide notification no. K. 11017/10/2009-US.II, Government of India, Ministry of Law and Justice ( Department of Justice), Jaisalmer House, 26, Man Singh Road, New Delhi-110011, dated 15th December, 2009. Assumed charge of office of Judge of the Punjab & Hariyana High Court, Chandigarh on 21.12.2009(F.N.).

*Hon'ble Mr. Justice Alok Singh was transferred to High Court of Uttarakhand and he re-assumed office of a Judge of High Court of Uttarakhand on 26/02/2013.

Hon'ble Mr Justice B.C.Kandpal:- Born on 17/08/1948 and got early education at Dehradun. Thereafter did law graduation from Agra University. Joined Aallahabad High Court bar association in the year 1976. Became assistant government advocate for state of U.P in the judicature of Allahabad High Court in the year 1982. Joined higher judicial service in the year 1986 and posted at several place like Mirzapur, Varanashi, Rampur and Kanpur etc. After creation of Uttarakhand posted as a District Judge, Dehradun in the year sept. 2001. Elevated as Additional Judge of the High Court of Uttarakhand at Nainital on 29/06/2004 and as Judge of High Court of Uttarakhand on 21/03/2006. Was Acting Chief Justice from 09.02.2009 to 08.03.2009, from 10.08.2009 to 16.08.2009 and again from 10.09.2009 to 25.09.2009. Retired on 16/08/2010.

Hon’ble Mr. Justice Dharam Veer: - Born on 15th September, 1951 in Piplia, Tahsil-Bazpur (the then District Nainital), presently District   : Udham Singh Nagar. He did his education of High School, Intermediate from Udai Raj Hindu College, Kashipur and did B.Sc. from Meerut University, Meerut (U.P.). After doing L.L.B. from Agra University (U.P.),  enrolled as Advocate on 10.01.1974 in U.P. Bar Council. Started practice on Criminal, Civil and Revenue side in District Nainital & Kashipur. Elected as member of Bar Council of Uttarakhand on 12.05.2004 and also elected the Founder Chairman, Bar Council of Uttarakhand on 18.07.2004. Designated as Senior Advocate on 01.07.2004. He is regularly practicing in the High Court of Uttarakhand, Nainital since the creation of the State of Uttarakhand till his elevation as Additional Judge in Uttarakhand High Court at Nainital on 23.09.2006 and took oath as Judge of High Court of Uttarakhand on 19/02/2008. Expired on 16/11/2010.

Hon'ble Mrs. Justice Nirmal Yadav:-  Her Lordship comes from rural background. Her Lordship was enrolled as member of Bar Council of Punjab and Haryana High Court, Chandigarh in the year 1975 and conducted many cases of civil, criminal, revenue and constitutional matters. Apart from this, Her Lordship also taught law at Panjab University, Chandigarh as a part-time Lecturer. Her Lordship was appointed in the office of Advocate General, Haryana in the year 1979. Her Lordship was selected as Additional District & Sessions Judge in 1986. She also remained as Presiding Officer, Industrial Tribunal-cum-Labour Court and as Judicial Member of Income Tax Appellate Tribunal, Mumbai Bench. She also worked as Registrar, Punjab& Haryana High Court, Chandigarh from March, 2000 to January, 2002 and was elevated as Judge of Punjab and Haryana High Court at Chandigarh on 05.11.2004. Her Lordship was transferred to High Court of Uttarakhand and assumed office of a Judge of High Court of Uttarakhand on 11/02/2010. Retired on 03.03.2011.

 

Hon'ble Mr. Justice Tarun Agarwala:- born on 03/03/1956. Graduated in Arts in the year 1978 from Allahabad University and Law from University of Allahabad. Enrolled as an advocate on 09/12/1981. Practiced in Civil Law, Constitutional, Taxation, Labour, Testamentary and Corporate Affairs matters at Allahabad High Court. Elevated as Additional Judge on 07/01/2004 at Allahabad High Court. Took oath as Permanent Judge on 18/08/2005 at Allahabad High Court. His Lordship was transferred to High Court of Uttarakhand and assumed office of a Judge of High Court of Uttarakhand on 25/09/2009. Was Acting Chief Justice from 25.09.2009 to 29.11.2009. Hon'ble Mr. Justice Tarun Agarwala was transferred to High Court of Judicature at Allahabad on 03/10/2012.

 

Hon'ble Mr. Justice Kalyan Jyoti Sengupta: Born on 7th May, 1953. Enrolled as an advocate on 21st April, 1981. Practiced in the High Court in Civil, Constitutional and Criminal matters, Civil suits and Arbitration matters. Appointed as a permanent Judge of the Calcutta High Court on 17th July, 1997. Assumed charge as the Acting Chief Justice on and from October 5, 2012. His Lordship has held the office of Chairperson, High Court legal Services Committee and also of Executive-Chairman "State Legal Services Authority, West Bengal". Transferred to High Court of Uttarakhand at Nainital vide Notification dated 18/10/2012 and assumed charge of his office on 31/10/2012. Hon'ble Mr. Justice Kalyan Jyoti Sengupta was transferred to High Court of Andhra Pradesh on 21/05/2013.

 

Hon'ble Mr. Justice Prafulla C. Pant: 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 in U.P. Judicial Service in 1976. He held different posts in Judicial Service at Ghaziabad, Pilibhit, Ranikhet, Bereilly and Meerut in Uttar Pradesh and thereafter got promoted to Higher Judicial Service, in 1990 and joined his duties as Additional District Judge in District Bahraich of said State. He also worked as Joint Registrar in High Court of Allahabad. He has written books on subjects of law including on 'Marriage, Divorce and Other Matrimonial Disputes'. His commentary in Hindi on 'Code of Civil Procedure' won first prize for the year 2000, from Govt. of India. Also, he authored 'Sunder Nirnay Kaise Likhain' (How to write good judgments) meant for new entrants in judicial services. 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 of the High Court of Uttarakhand w.e.f 29th June 2004, F.N. Thereafter he was confirmed on 19th February 2008, as a Judge of Said High Court. Hon'ble Mr. Justice Prafulla C. Pant was transferred to High Court of Meghalaya and assumed charge of office of Hon'ble the Chief Justice of High Court of Meghalaya in the forenoon of 20/09/2013.

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