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Hon’ble Chief Justices and Judges of the Gauhati High Court Appointed/ Transferred as Chief Justices of Other High Court

Hon'ble Mr. Justice D. Pathak

Born on 1.3.1924. He obtained B.A. degree from the Calcutta University in 1946 and LL.B. degree from the Gauhati University in 1953. In order to prosecute further studies in Law, he went to United Kingdom. From London University he obtained LL.M. degree in 1957. Prior to obtaining the post graduate degree, he became Bar at-law from Lincoln’s Inn in 1956 and on completion of the advanced studies he returned to India. He was enrolled as an Advocate in the Assam High Court in April 1958. From 1961 he also started to conduct cases before the Supreme Court of India.
Mr. Justice Pathak was a part-time Law Lecturer of the Law College of Gauhati University since 1958 and became the part time Principal of the said college for 3 years before his elevation to the Gauhati High Court. He has contributed immensely to the legal literature by writing articles and books. Elevated as judge of the Gauhati High Court on 8.8.1973. Served as Acting Chief Justice from 1-3-1980 to 17-4-1983. Elevated as Chief Justice from 18.4.1983 till 8.8.1983. Transferred as Chief Justice of Orissa High Court on 11.8.1983. Retired on 28.2.1986.

Hon'ble Mr. Justice U. L. N. Bhatt

Born in 1933 in Ullal, a village near Mangalore, formerly in Madras Presidency and presently in the State of Karnataka. He studied in Vizianagaram, Kasaragode (formerly in Madras Presidency and presently in the State of Kerala) and Mangalore. He studied law in Madras Law College, secured Law degree in 1954 and was enrolled as Advocate before the Chief Justice’s Bench in Madras High Court in 1955. He joined the Chambers of the late B.S. Kakkliiaya, a doyen of the Bar in Kasaragode. He was selected as Munsif in 1961 by the Kerala Public Service Commission but the State government refused to appoint him in government service for political reasons. In 1968, High Court of Kerala selected him for the post of District and Sessions Judge and was appointed as the District and Sessions Judge by the State Government in 1970 and served in that capacity till 1980. In 1980, he was appointed as the Judge of the High Court of Kerala and in 1991 was appointed as Acting Chief Justice in that High Court. He was also appointed as the Chief Justice of Gauhati High Court and functioned as such till December, 1993. He was transferred as Chief Justice of High Court of Madhya Pradesh. He retired in the month of October, 1995. After his retirement, he was appointed as President, Customs, Excise and Gold Control Appellate Tribunal (CEGAT), New Delhi, where he served for the next three years. He was also designated as Senior Advocate by the Supreme Court of India.

Hon'ble Justice Dr. B. P. Saraf

Born on 23-8-1939. Enrolled as an Advocate of Assam High Court in 1963 and practised in the High Court since then. He specialised in Taxation and Company Law. He was Senior Standing Counsel of the Income Tax Department for the North Eastern region. Appointed as Permanent Judge in the Gauhati High Court from 2-1-1989. Transferred to Bombay High Court on 11-12-1991. Appointed as Chief Justice of Jammu and Kashmir High Court on 21-2-2000. Retired on 23-8-2001.

Hon'ble Mr. Justice W. A. Shishak

Born in 1941 at Shangshak village in Ukhrul district of the state of Manipur. He completed his graduation from Gauhati University in 1963. He passed LL.B. from Delhi University in 1965 and started practice in Gauhati High Court in 1967 and shifted to Nagaland in 1970. He served as a Senior Government Advocate for the Government of Nagaland for 7 years. He was the President of the Nagaland Bar Association. Shishak became Judge of the Gauhati High Court on 2.1.1989. On 4th December 2000 he was elevated to the post of the Chief Justice in Chhattisgarh High Court. He became the Chief Justice of Himachal Pradesh High Court on 24th January 2002. Justice Shishak was retired on 1st January 2003.

Hon'ble Mr. Justice S Barman Roy

Born on 28th January, 1945. Educated in Pathabhavan, School Section of Santiniketan, Visva Bharati University. Passed B.A. from Maharaja Bir Bikram College, Agartala. After graduation he did his LL.B. Course from University College of Law, Calcutta in 1974. Enrolled as an Advocate in 1975 under Bar Council of Assam etc. In that very year joined Gauhati High Court Bart at Agartala Bench. Conducted mainly criminal, writ and election cases. He was appointed Advocate General of Tripura in March, 1988. Appointed permanent Judge of Gauhati High Court on 14.11.1991. Upon transfer, he joined Calcutta High Court on 3.10.1997. He served as the Chief Justice of Orissa High Court from 9.4.2003 - 21.1.2007.

Hon'ble Mr. Justice B. K. Roy

Born on December 26, 1944. He was enrolled as an Advocate in the Patna High Court and practiced in Civil, Labour, Revenue (excluding taxation), Criminal and Constitutional cases in the Patna High Court. On October 31, 1988, he was appointed as a Permanent Judge of the Patna High Court and was transferred to the Allahabad High Court on April 28, 1994. He was appointed as the Chief Justice of Punjab and Harayana High Court on October 14,2002 and was transferred to Gawahati High Court and taken charge on 21st May, 2005 and again transferred to the Sikkim High Court and taken charge on 30th September, 2005. Was retired on 27th Dec, 2006.

Hon'ble Dr. Justice A. H. Saikia

Born on 7.4.1949 at village Dampur under Hajo Police Station in the District of Kamrup. Obtained B.Sc with Distinction from Cotton College, Guwahati in 1969. Obtained LL.B. and LL.M. from Gauhati University (G.U.) in the year 1974 and 1982 respectively. He was enrolled as an Advocate with Bar Council of Assam, Nagaland, Meghalaya, Manipur, Tripura, Mizoram and Arunachal Pradesh on 9.8.1974 and since then practised in Civil, Criminal, Constitutional, Service and allied matters for 26 years in the Gauhati High Court at Guwahati and other outlying Benches in the North East including the Subordinate Courts. He was Government Advocate and Additional Public Prosecutor, State of Assam in 1983-86 and also Additional Central Government Standing Counsel in 1991-1994 in the Gauhati High Court. Was Standing Counsel, Guwahati Municipal Corporation in 1996 and Legal Adviser, Pollution Control Board, Assam since 1991 till his elevation as High Court Judge in 2000.
He was associated with J.B. Law College, Guwahati under G.U. as Lecturer in 1977-1991 and Principal therein in 1991. He was Guest Lecturer, LL.M. classes in the Department of Law, G.U. in 1983-1985 and 1988-1989 and in University Law College, G.U. in 1991-1993. Also associated with Faculty of Law, G.U. as Member in 1980-91. He was Member, North East Bar Council since 1983 and Vice-Chairman therein in 1996-1998. Was permanent Member, Indian Law Institute, New Delhi. He was designated as Senior Advocate on 3.6.1999. He was appointed as Permanent Judge of the Gauhati High Court on 15.11.2000 and stationed at Principal Seat at Guwahati. Was Judge, Administrative Department, Gauhati High Court and Executive Chairman, Assam State Legal Services Authority, Assam. He was elevated as Chief Justice, High Court of Sikkim on 07.03.2009 (F/N). Transferred to Jammu & Kashmir High Court on 07/04/2010. He served as the Chairperson of both Assam State Human Rights Commission and Meghalaya State Human Rights Commission.

Hon'ble Mr. Justice Amitava Roy

Born on 1.3.1953 at Kolkata, West Bengal. He belongs to a family of lawyers. His father Late Anadi Bhushan Roy was a practicing Senior Advocate of repute at Dibrugarh in the State of Assam. His Father-in-Law, Late Salil Kumar Dutta had been a Judge of the Calcutta High Court. His brother-in-law, Hon’ble Mr. Justice Dipankar Dutta was a Judge of the Kolkata High Court. He did his education at Dibrugarh. After completing post graduation in Physics from the Dibrugarh University, he obtained his LL.B. degree from the same University in 1976.
Justice Amitava Roy was enrolled with the Bar Council of Assam, Nagaland, Meghalaya, Manipur, Tripura, Mizoram and Arunachal Pradesh on 20.02.1976. He had extensively practiced before the district courts in the Districts of Dibrugarh and Tinsukia from 1976 to 1981. He shifted his practice before the Gauhati High Court in 1981 and since then appeared before the Gauhati High Court, the Central Administrative Tribunal, Gauhati and the District Subordinate Courts at Gauhati. He practiced mainly on the Civil, Criminal, Constitutional, Labour and Revenue side. He had also been the Senior Government Advocate of the Government of Arunachal Pradesh in the Gauhati High Court from 1991 to 1996. He was a member of Assam Law Commission till his elevation. He was designated Senior Advocate by the High Court on 03.06.1999.He was elevated as a Judge of the Gauhati High Court on 04.02.2002 and was appointed as Chief Justice of the Rajasthan High Court and took oath as such on 2.1.2013. Thereafter he was transferred and appointed as Chief Justice of Orissa High Court on 06.08.2014. On being elevated he took oath as a Judge of the Supreme Court of India on 27.02.2015

Hon'ble Mr. Justice A. K. Goel

Born on July 7, 1953 at Hissar, Haryana, His Lordship did his B.A. (Hons.) and LL.B. from the Punjab University, Chandigarh. He was enrolled as an Advocate with the Bar Council of Punjab and Haryana on July 16, 1974. He practised before the High Court of Punjab and Haryana for about five years and before the Supreme Court of India and Delhi High Court for about 22 years. He also worked as Standing Counsel and Addl. Advocate General for the State of U.P. in the Supreme Court and as Standing Counsel (Civil) for NCT Delhi in Delhi High Court. He practised in different fields of law: Civil, Criminal, Labour, Taxation, Constitutional Law. Designated as Senior Advocate by the Supreme Court with effect from February 11, 1999. His Lordship was elevated as Judge of the Punjab and Haryana High Court with effect from July 2, 2001. Appointed Executive Chairman, Haryana State Legal Services Authority on 17.05.2005.
His Lordship was the Chief Justice (Acting) of the Punjab and Haryana High Court from 02.05.2011 till he joined as the senior most Judge of the Gauhati High Court on 12.09.2011. Sworn in as Chief Justice of the Gauhati High Court on 20th December, 2011. He is currently serving as the Chairperson of the National Green Tribunal.

Hon'ble Mr. Justice Tinlianthang Vaiphei

Born on 01.03.1956. Passed B.A. in 1976 from Nowrosjee Wadia College, University of Poona. Obtained LL.B. Degree from Campus Law Centre, University of Delhi in 1979. Enrolled in the Bar Council of Assam on 22nd August 1980. Started law practice in the Courts of the Chief Judicial Magistrate, Munsiff and Deputy Commissioner/District Magistrate in Churachandpur District of Manipur in the year 1980.
Started appearance in the Court of District & Sessions Judge, Manipur in Criminal and Civil cases both in the Original and Civil sides in the year 1983 and also before the Revenue Tribunal and Motor Accident Claim Tribunal, Manipur. Specialized in Constitutional Law, Public Law and Service Matter. Started practicing in the Imphal Bench of the Gauhati High Court in 1990. Acted as Conciliator in the State as well as District level Lok Adalats in Manipur in 1989, 1992 and 1994. Shifted place of practice to Mizoram in 1997. Empanelled as Defence Pleader in Mizoram on 16th October, 1998. Appointed as Asstt. Advocate General of Mizoram on 12th February, 1999 and as Public prosecutor for High Court on 8th March, 1999. Further, appointed as Public Prosecutor for Aizawl District and Essential Commodities Act on 8th April 1999 & 14th June 1999 respectively and also acted as Prosecuting Counsel for Court Martial Proceedings, Assam Rifles, Aizwal in the year 1999.
Appointed as Addl. Advocate General, Mizoram on 15th September, 2000. Designated as Senior Advocate on 22nd February, 2001. Appointed as Legal Advisor of the Mizoram Co-operative Apex Bank on 9th February, 2001. Elevated to the Bench as Additional Judge, Gauhati High Court on 17.07.2003 and was made Permanent Judge on 28.02.2005, thereafter appointed as Chief Justice (Acting) on 21.10.2015. His Lordship on transfer took oath as the Judge of High Court of Tripura on 16.05.2016. His lordship took oath as the Chief Justice of the High Court of Tripura on 21st September, 2016 and retired on 28th February, 2018 on superannuation.
Justice Vaiphei is currently serving as the Chairperson of Assam Human Rights Commission

Hon'ble Mr. Justice Hrishikesh Roy

Born on 1st February 1960. Obtained his LL.B Degree from Campus Law Centre, University of Delhi in 1982. On 21.12.2004 he was designated as Senior Advocate by the Gauhati High Court.
Justice Roy was sworn-in as an Additional Judge of Gauhati High Court on 12.10.2006 and served as permanent Judge with effect from 15.07.2008. As the senior-most Puisne Judge of the Gauhati High Court, he served as Judge-in-charge, Administrative Department (JAD) and also the Chief Justice’s delegatee Judge, under Section 11 of the Arbitration and conciliation Act 1996. While heading the Mediation Monitoring Committee, the film Shako (Bridge) was produced and this film is used as a training tool in the Mediation programmes. The Arunachal Pradesh Legal Services authority led by Justice Roy, produced Apne Ajnabi, a short film on racial discrimination which highlights how legal help can be provided to the victims.
As the Executive Head of the Assam State Legal Services Authority, Justice Roy had implemented the “Reach Out & Respond” programme to facilitate access to justice, for the marginalised sections of Assam. He was in charge of the Assam Chapter of the Indian Law Institute (ILI). Justice Roy was spearheading the training programmes for the Judicial Officers under the Gauhati High Court and was nominated as a member of the National Judicial Academic Council, headed by the Chief Justice of India. The News Letter ATMAN was being published regularly under Justice Roy’s editorship, for the Gauhati High Court. On 8th of August, 2018 Justice Hrishikesh Roy was sworn-in as the 35th Chief Justice of the High Court of Kerala. He was transferred earlier on 29.05.2018 from the Gauhati High Court and was serving as the Acting Chief Justice of the Kerala High Court since 30.05.2018.
He was elevated as Judge of the Supreme Court of India on 23 September, 2019.

Hon'ble Mr. Justice Arup Kumar Goswami

Born on 11.03.1961 at Jorhat, Assam. Graduated in Economics (Hons.) from Cotton College under Gauhati University in 1981. Obtained LL.B. Degree from Government Law College, Guwahati in 1985. Enrolled as an Advocate with the Bar Council of Assam, Nagaland, Meghalaya, Manipur, Tripura, Mizoram and Arunachal Pradesh on 16.8.1985. Practiced mainly on the Civil, Criminal, Constitutional and Service matters. Was designated as Senior Advocate by the Gauhati High Court on 21.12.2004. Was Standing Counsel of the Gauhati High Court, Karbi-Anglong Autonomous Council and North Cachar Hills Autonomous Council. Had also been a Senior Standing Counsel, Education Department, Government of Assam.
Appointed as an Additional Judge of the Gauhati High Court on 24.01.2011 and became a permanent Judge w.e.f. 07.11.2012.Was the Executive Chairman of Nagaland State Legal Services Authority from 01.04.2011 to 12.08.2013.Was the Executive Chairman of Assam State Legal Services Authority from 06.06.2018 to 14.10.2019 and the Executive Chairman of Arunachal Pradesh State Legal Services Authority from 08.03.2016 to 14.10.2019.Was Chief Justice (Acting) of the Gauhati High Court from 06.09.2018 to 29.10.2018 and also from 24.05.2019 to 06.10.2019.Was Editor of ATMAN, a Biannual News Bulletin of the Gauhati High Court, from October, 2018 to 14.10.2019.
Was the Secretary General of the Gauhati High Court Bar Association for the period 2000-2001. Represented Assam in Ranji Trophy. Also represented East Zone in Under-19, Under-22 and at the senior level. Appointed as Chief Justice of the High Court of Sikkim w.e.f. 15.10.2019. On transfer, assumed charge of the Office of the Chief Justice, High Court of Andhra Pradesh w.e.f 06.01.2021.

The Gauhati High Court