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Appointment of ‘Chief Justices’ to four High Courts

November 10, 2018:

Appointment of Chief Justices in High Courts
Appointment of Chief Justices in High Courts

The Central Government has signed off on the appointment of 4 new Chief Justices for the High Courts of Allahabad, Patna, Madhya Pradesh & Himachal Pradesh.

Acting Chief Justice of the Allahabad High Court, Govind Mathur has been appointed as its permanent Chief Justice. He was transferred there in November last year from Rajasthan High Court.

His areas of practice included constitutional, service & labour matters, prior to his elevation. He has also served as the standing counsel for various entities including the University of Rajasthan, Indian Oil Corporation, Water & Power Consultancy Services, New Delhi, Central Bank of India, & Punjab National Bank.

He was elevated as an additional judge of the Allahabad High Court in September 2004. In August 2005, he took oath as a permanent judge of the High Court.

While making the recommendation for his appointment as Patna’s Chief Justice, the Collegium had noted that at present there is only one Chief Justice originally from the Allahabad High Court, which is the largest in the country in terms of personnel.

Justice SK Seth has been appointed Chief Justice of the Madhya Pradesh High Court. Justice Seth has been serving as the Acting Chief Justice of the High Court since the appointment of erstwhile Chief Justice Hemant Gupta as a judge of the Supreme Court.

Justice Seth has practiced in the areas of Civil & Constitutional law. He has served as an Additional Advocate General for Madhya Pradesh as well.

In 2003, he was appointed as an additional judge of the Madhya Pradesh High Court. His appointment was made permanent in January 2004,

Justice Sanjay Karol, a judge of the Himachal Pradesh High Court, has been appointed the Chief Justice of the Tripura High Court.

Justice Karol enrolled as a lawyer in 1986. His areas of practice included Constitutional law, Taxation, Corporate law, Criminal law & Civil law.

He has served as the Advocate General of Himachal Pradesh b/w 1998 & 2003. He was designated Senior Advocate in 1999.

In March 2007, he was elevated as a Judge of the Himachal Pradesh High Court.

In April this year, he was appointed Acting Chief Justice of the High Court. He served in this role until October 5, when Chief Justice Surya Kant Rao took charge.

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