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Hon'ble Judges

 
Sno. Hon'ble Judges Court Room Assets
1 Hon'ble Mr. Justice Sanjay Kishan Kaul, Chief Justice 1

Born on December 26, 1958. Studied in Modern School, New Delhi till 1976 and Graduated in Economics (Hons.) from St. Stephens College, Delhi University in 1979. Obtained LL.B. Degree from Campus Law Centre, Delhi University in 1982. Enrolled as an Advocate with Bar Council of Delhi on July 15, 1982. Practised in Delhi High Court mainly in Commercial, Civil, Writ, Original and Companies jurisdictions of the High Court of Delhi and the Supreme Court of India. The cases also involved appearances before MRTP Commission, Company Law Board, Debt Recovery Tribunal and Arbitrators apart from the other nature of litigation including Constitutional, Banking, Finance and Insurance, Customs and Excise, MRTP, Real Estate, Administrative, Co-operative, Commercial, Service, Telecommunication, Anti-Dumping Laws, etc. Remained Advocate-on-Record of the Supreme Court of India from 1987 to 1999 and designated as Senior Advocate in December, 1999. Appointed Senior Counsel for the Delhi High Court and for the Delhi University, Senior Panel of Union of India and Additional Senior Standing Counsel for DDA. Elevated as Additional Judge of the High Court of Delhi on May 03, 2001 and was appointed as a permanent Judge on May 02, 2003. Was Treasurer of Delhi High Court Bar Association from 1985 to 1988. Is President, INSOL India. Has been invitee to a number of national and international seminars and workshops as Chairman or Member of Sessions and presented a number of papers with articles published in various Journals. In the capacity as a Judge have sat over most jurisdictions and contributed to development of law through various pronouncements. Member of various prestigious institutions and clubs like India International Centre, India Habitat Centre, Indian Law Institute, Delhi Golf Club, Delhi Gymkhana Club, Roshanara Club, etc. The other interests apart from law extend to theatre, music, golf and reading including subjects unrelated to law. Elevated as the Acting Chief Justice of Delhi High Court w.e.f. 23.09.2012 to 25.09.2012. Elevated as the Chief Justice of Punjab and Haryana High Court w.e.f. 01.06.2013.

2 Hon'ble Mr. Justice Ashutosh Mohunta 10

Born on February 25, 1953 at Ajmer. Originally belongs to Sirsa in Haryana. Did his school education from Mayo College, Ajmer, and, graduation in History (Hons.) from Kirori Mal College, New Delhi in the year 1973. Did his Law from Law Faculty, Delhi University in the year 1976. Enrolled as an Advocate in the year 1977 in the Punjab and Haryana High Court, Chandigarh and started practice under his father, late shri S.C.Mohunta who was the then Advocate General, Haryana. Practiced in Civil, Criminal and Constitutional matters. Had been Additional Central Government Standing Counsel in Punjab and Haryana High court in the year 1990. Had been Senior Central Government Standing Counsel for the Government of India during 1998-2001.
Elevated as permanent Judge of the Punjab and Haryana High Court on July 2, 2001. Transferred to High court of Andhra Pradesh on 28.10.2010. Again transferred to Punjab & Haryana High Court and assumed charge on 26.6.2014.

3 Hon'ble Mr. Justice Jasbir Singh 2

His Lordship was born on August 1, 1952. He was enrolled as an Advocate on September 8, 1979. From 1979 to 1984, he practiced in the District Courts, Jalandhar. From 1984, he practiced in the Punjab and Haryana High Court, Chandigarh in Revenue, Civil, Criminal and Local Laws. He was appointed as an Additional Judge of the Punjab and Haryana High Court on July 2, 2001 and as permanent Judge on November 9, 2001.

4 Hon'ble Mr. Justice Satish Kumar Mittal 3

His Lordship was born on 15th April, 1954. Passed B.A. (Hons.) from Govt. College, Narnual. Passed LL.B. from Kurukshetra University, Kurukshetra in Ist Division. Passed LL.M. from Panjab University, Chandigarh with distinction and was the Ist Gold Medallist of the University. His Lordship was enrolled as an Advocate with Bar Council of Punjab and Haryana in the year 1978 and started practise in Punjab and Haryana High court in the year 1980. His Lordship mainly practiced in Civil, Revenue and Writ side in all branches of law. His Lordship was elected as Vice-President of the High Court Bar Association in the year 1995-1996 and was elevated as Judge of the Punjab and Haryana High Court on July 2, 2002.

5 Hon'ble Mr. Justice Hemant Gupta 4

His Lordship was born on 17.10.1957 at Karnal. He belongs to a family of illustrious lawyers. His grand-father late Babu Dalip Chand was a well known civil lawyer of his times, who voluntarily left practice when he was at the peak of his career at the age of 65 in the year 1969 to devote rest of his life for social work. His father Hon'ble Mr. Justice Jitendra Vir Gupta retired as Chief Justice of Punjab and Haryana High Court. His Lordship was enrolled as an advocate on 25.7.1980 after obtaining degree in Law from Kurukshetra University in the same year. After spending initial years of his professional career at district Courts, he practiced at High Court mainly on the civil side including labour and service laws . He also worked as Additional Advocate General, Punjab from 1997 to 1999.

6 Hon'ble Mr. Justice S.S. Saron 5

His Lordship was born on September 04, 1955 and was enrolled as an Advocate on September 18, 1980. His Lordship started his practice at Sangrur and conducted many cases on civil, criminal and service matters. His Lordshp was also appointed as Assistant Advocate General, Deputy Advocate General and Additional Advocate General, Punjab. His Lordship was elevated as a permanent Judge of Punjab & Haryana High Court on July, 02, 2002.

7 Hon'ble Mr. Justice Rajive Bhalla 6

His Lordship was born on March 4, 1954. After doing His graduation in law from Panjab University, Chandigarh in the year 1978, His Lordship was enrolled as an Advocate with Bar Council, Punjab & Haryana High Court, Chandigarh in the same year. As an Advocate, His Lordship conducted many cases on civil and revenue matters in Punjab & Haryana High Court. His Lordship was elevated as a permanent Judge of Punjab & Haryana High Court on January 09, 2004.

8 Hon'ble Mr. Justice Ajay Kumar Mittal 7

Born on September 30, 1958 at Chandigarh, His Lordship passed B.Com. (Hons.) from Sri Ram College of Commerce, Delhi University in the year 1977 and did LL.B. from Faculty of Law, Delhi University in 1980. In the same year, His Lordship was enrolled as an Advocate with Bar Council of Punjab and Haryana and started practise in the High Court of Punjab and Haryana in July 1980. His Lordship practised in Civil Law, Revenue Law, Writ Side in all Branches of Law including Constitutional Law, Service Law, Company Law, Tax Laws i.e. Income-tax, wealth Tax, Sales Tax, Excise and Customs laws. His Lordship worked for the Department of Income Tax in the Punjab and Haryana High Court from 1982 and continued upto 1991. His Lordship belongs to a family of distinguished lawyers and is a grandson of Shri Shamair Chand, Barrister-at-law of Lahore/Chandigarh. His Lordship was elevated to the Bench of High Court of Punjab and Haryana on January 9, 2004. His Lordship's hobbies are walking, driving, touring and reading newspapers, laws books, in particular on the subject of Tax-Laws. His Lordship has also interest in visiting religious/tourist places of National fame. Besides this, His Lordship is a good player of table tennis and badminton and is fond of gardening also.

9 Hon'ble Mr. Justice Surya Kant 8

* Born on February 10, 1962 in a middle class family of District Hisar; passed his Matric standard examination in the year 1977 from the village school and did Graduation in 1981 from the Government Post-Graduate College, Hisar; earned his Bachelor's degree in Law in 1984 from Maharishi Dayanand University, Rohtak.

* Started practicing Law at the District Courts, Hisar in 1984 and shifted to Chandigarh in 1985 to practice at the Punjab and Haryana High Court.

* Specialized in Consititutional, Service and Civil matters.

* Represented a number of Universities, Boards, Corporations, Banks and the High Court before earning the distinction of being appointed the youngest Advocate General of Haryana on July 7, 2000. Designated as Senior Advocate in March, 2001.

* Held the office of Advocate General, Haryana till his elevation as a Permanent Judge to the Punjab and Haryana High Court on January 09, 2004. Was nominated as a Member of the National Legal Services Authority on February 23, 2007 for two consecutive terms till February 22, 2011.

* Earned another distinction of standing First Class First in his Master's degree in Law in 2011 from the Directorate of Distance Education, Kurukshetra University, Kurukshetra.

* A keen debater since his student days, he is a passionate environmentalist associated with various National/International N.G.Os. and Law Assoications. Has also attented various National/International Conferences.

10 Hon'ble Mr. Justice Muttaci Jeyapaul 11

Born on 22.07.1955 at Mettupatti in Ramanathapuram District, Tamil Nadu. Had his school education at Peraiyur and Kallurani in the very same District. Did his Bachelor Degree in English Literature in American College at Madurai and Graduation in Law at Madurai Law Collage. Practised in the High Court, Madras for four years under the stewardship of Justice K. Swamidurai, Judge (Retired), High Court, Madras and thereafter joined as Law Officer in Banking Industry. Resigned the position of Law Officer and joined the Tamil Nadu Judicial Service on 16.05.1986 as Civil Judge. Promoted to the cadre of District Judge on 03.04.1996 and served in various Districts as Principal District Judge. Elevated to the High Court, Madras on 10.12.2005. Assumed charge as Judge of the Punjab & Haryana High Court on 28.10.2010 on transfer from High Court, Madras.

11 Hon'ble Mr. Justice T.P.S. Mann 12

* Born on January 01, 1957 in a village in District Jalandhar, Punjab.

* Came to Chandigarh in 1962, when father late Mr. Piara Singh Mann, Senior Advocate, shifted to Chandigarh.

* The entire Schooling and College level studies from Chandigarh.

* Got admission in the Panjab University, Law Department in the year 1976 and passed out in 1979. Also passed M.A.(English) in 1982 and Diploma in Forensic Science and Criminology in 1984 from Panjab University.

* Joined the profession in July, 1979 under the pupilage of father, Mr. Piara Singh Mann, Sr. Advocate, who was in the profession for the last 25 years and had made a mark on Criminal side, in the Punjab and Haryana High Court, Chandigarh. Worked on criminal and civil side though appearances mainly confined to criminal work.

* Got married in 1980 and blessed with two children.

* An ardent Sports lover. Became President of Chandigarh Lawyers Sports Association, consisting of Advocates of Chandigarh, who were interested in Sports. Also played Cricket and Tennis.

* Elevated as a Judge of the Punjab and Haryana High Court on March 22, 2006.

12 Hon'ble Mr. Justice Mahesh Grover 50

Mr. Mahesh Grover was born on June 4, 1957. He belongs to a second generation of lawyers. His father late Sh. Laxmi Grover was a practicing lawyer in the Punjab and Haryana High Court. He was also the President of the Bar Association of the High Court in the year 1982-83. Earlier, he had remained a Secretary and the Vice President of this Association as well. The family hails from Faridabad District where they own agricultural land near Palwal (Distt. Faridabad, Haryana). Mr. Mahesh Grover had his initial schooling in St.John?s High School at Chandigarh and did his matriculation from Senior Model School in Sector-16, Chandigarh. He graduated with Honours in Economics from DAV College, Chandigarh and joined Law in Punjab University. During his years in school and college, he was actively involved in Debates, Declamations, Dramatics, NCC, Rotary activity and Blood Donation Camps and won prizes and acclaim in all these activities. Mr. Mahesh Grover was enrolled as an Advocate in the year 1981 after obtaining degree in Law in the year 1980 from Panjab University. He remained Secretary of the Bar Association of the Punjab and Haryana High Court in the year 1987-88. He also remained Assistant Advocate General, Haryana in the year 1987 and Additional Advocate General, Haryana in the year 1998. As a lawyer, he practiced both on civil and criminal side with emphasis on Industrial and Corporate law. On 22.3.2006, he was elevated as Judge of the Punjab and Haryana High Court.

13 Hon'ble Mr. Justice Rajesh Bindal 63

Born on April 16, 1961 at Ambala, passed matriculation examination studying at S.A. Jain High School, Ambala City, thereafter studied in S.A. Jain College, Ambala City as well. Got B.Com. degree from Punjab University, Chandigarh while a student at G.G.D.S.D. College, Chandigarh. Did LLB from Kurukshetra University in 1985 and joined profession directly at High Court in September, 1985. Represented Chandigarh Administration before Central Administrative Tribunal for more than a decade till 2004. Represented Punjab & Haryana regions of Employees Provident Fund Organization in High Court and Central Administrative Tribunal since 1992 till elevation. Conducted cases on behalf of New India Assurance Company and various other State Corporations and public sector undertaking, MNCs, Indian MNCs and private educational institutions etc. Remained associated, on behalf of State of Haryana, in the dispute concerning Satluj Yamuna Water with State of Punjab before Hon'ble Eradi Tribunal and Apex court. Worked as junior standing counsel for Income Tax Department from 1997 till 2001 and standing counsel from August 2004 till elevation representing Haryana region before the High Court. Since 2003 member of National Executive of All India Federation of Tax Practitioners (an all India body consisting of advocates and charted accountants practicing on tax side). Before elevation was vice-president of the north zone of All India Federation of Tax Practitioners as well. Attended various tax seminars at national level and presented papers in some of them at different places and contributed articles in Magazines. His Lordship was elevated as a Judge of the Punjab and Haryana High Court, on March 22, 2006.

14 Hon'ble Mr. Justice M.M. Singh Bedi 13

Born on 9th October, 1956 at Chandigarh. Did M.Sc in the year 1977 and LL.B in the year 1980 from Punjab University, Chandigarh. Started practice in the year 1980 in Punjab and Haryana High Court and District Courts at Chandigarh. Practised in different fields of Law: Civil, Criminal, Service and Constitutional law. Selected in Superior Judicial Service in 1995 and remained posted as Additional District Judge at Sangrur and Moga. Became District and Sessions Judge in 2000 and was posted at Ferozepur. Remained posted as Registrar (Judicial) in Punjab and Haryana High Court, Chandigarh from 2003 to 2004. Was District and Sessions Judge, Chandigarh from 2005 to 31.03.2006. Elevated as Judge of the Punjab and Haryana High Court with effect from 01.04.2006. Justice Bedi is fond of golf, drawing, painting, dance and music.

15 Hon'ble Mr. Justice Karam Chand Puri 14

Born on 20-9-1953 at Payal in district Ludhiana. Studied at Higher Secondary from MLN School, Yamuna Nagar, followed by graduation in B.Com. from Bikram College of Commerce, Patiala followed graduation in M.A. Economics from Punjabi University, Patiala and  LL.B. from the Punjabi University,Patiala.Started practice as an Advocate in Civil,Criminal and Revenue in April, 1982 and practised as such upto 20-1-1997.Joined duties as Additional District &Sessions Judge on 21.1.1997 (forenoon) at Faridkot and worked as such as under:-

 


Station From To
Faridkot 21-1-1997 21-11-1999
Amritsar 22-11-1999 3-6-2003
Patiala 4-6-2003 23-9-2004
Promoted as District & Sessions Judge and worked as such as under:-
Station From To
Bathinda 25-9-2004 30-4-2007
Amritsar 1-5-2007 14-10-2007
Elevated as Judge of the Punjab & Haryana High Court and joined duties on 15.10.2007.

16 Hon'ble Mr. Justice Rakesh Garg 51

Mr. Justice Rakesh Garg was born on 2.9.1952 in a progressive agriculturist family of Bhucho Mandi township of Bathinda district of Punjab. After his initial schooling at Government High School, Bhucho Mandi, he graduated from Rajindra College, Bathinda in 1972 and pursued higher education leading to award of LL.B. degree in 1975 by University of Rajasthan, Jaipur. He was enrolled as an Advocate with the Punjab and Haryana Bar Council on 12.01.1976 and started legal practice at District Courts, Bathinda. He was elected Secretary of the District Bar Association, Bathinda in the year 1981-82. He started practicing in the Punjab and Haryana High Court in July, 1983 and remained on various Government panels. He was elected Vice President of the Punjab and Haryana High Court Bar Association in 1999-2000. He was elevated as a Judge of the Punjab and Haryana High Court on 5.12.2007.

Mr. Justice Rakesh Garg is married to Mrs. Rajni Garg, and they are blessed with two daughters and a son. He is a regular blood donor. Before his elevation, he was associated with various N. G. Os. He engages himself in social work. He is also a member of Asia Pacific Jurist Association which is doing pioneering work in the field of environment, ADR etc. He has a keen interest in travelling and is a voracious reader.

17 Hon'ble Mr. Justice Rakesh Kumar Jain 52

Born on October 01, 1958 in the family of Lawyers at Hisar. His father Sh. Gulab Singh Jain, was the eminent Income Tax Advocate and was a Member of Legislative Assembly from Hisar in the year 1972 to 1977. After obtaining degree in B.Com. and LL.B, he was enrolled as an Advocate with the Bar Council of Punjab and Haryana, at Chandigarh in the month of May, 1982 and thereafter, started his legal practice in the District Courts at Hisar. In January, 1983, he shifted to the Punjab and Haryana High Court, at Chandigarh, where he practiced for 25 years on Civil, Criminal and Revenue side and remained Member of the Executive of the High Court Bar Association twice. He keeps keen interest in sports and was a College Colour Holder in Cricket. He was elevated as a Judge of the Punjab and Haryana High Court, Chandigarh on December 05, 2007.

18 Hon'ble Mr. Justice Jaswant Singh 64

Born on February 23, 1961, at Rohtak. Had his schooling in Oak Grove School, Jharipani, Mussoorie / Model School, Rohtak. After graduating in Arts in 1980, His Lordship took the degrees of Law and Master of Business Administration from Maharishi Dayanand University, Rohtak. His Lordship was enrolled as an Advocate in 1986 and started practice at District Courts, Sirsa. In April 1988, His Lordship moved to Chandigarh and started his legal practice in Punjab & Haryana High Court. Since March 1991 till his elevation held the posts of Assistant Advocate General, Deputy Advocate General, Senior Deputy Advocate General and Additional Advocate General, in the office of Advocate General, Haryana. Represented the State on the Civil Side by dealing with cases mainly relating to Service and Constitutional Law. Married in 1989 and blessed with one daughter. His Lordship has keen interest in Lawn Tennis, Golf and Cricket. Became President of the Chandigarh Lawyers Sports Association. Elevated as Judge of Punjab and Haryana High Court on December 5, 2007.

19 Hon'ble Mrs. Justice Daya Chaudhary 65

Her Lordship was born on January 10, 1959 in Village Bahin, District Mewat. Her Lordship passed her Matriculation Examination from Government Girls Secondary School, Palwal in the year 1974 and graduated in Arts from I.C. Government College for women, Rohtak in the year 1978. Her Lordship did Post Graduation from Kurukshetra University, Kurukshetra in the year 1980 and LL.B from Panjab University, Chandigarh, in the year 1985. Her Lordship has also to her credit Post Graduate Diploma in Personnel Management and Labour Welfare and Post Graduate Diploma in Public Relations. She was enrolled as an Advocate with Bar Council of Punjab & Haryana High Court, Chandigarh in the year 1987 and started practice in Punjab & Haryana High Court, Chandigarh. Her Lordship specialized in Constitutional, Civil, Criminal and Tax. Her Lordship remained as President of Punjab & Haryana High Court Bar Association in the year 1999-2000 and earned the distinction of being first woman President ever elected. She also held the coveted post of Senior Central Government Standing Counsel, Assistant Solicitor General of India in Punjab & Haryana High Court. She was designated as a Senior Advocate on April 26, 2007 by Punjab & Haryana High Court and had credit of being the only senior designate woman lawyer in the High Court. During her tenure as a Advocate, she held a number of high offices viz. Member, Committee on Sexual Harassment against women in High court; Vice Chairperson, Haryana State Social Advisory Board; Member, State Telephone Advisory Committee; Member Punjab and Haryana State Legal Services Authority; Member Administrators' Advisory Council, Chandigarh and Non-Official Member of Central Jail, Burail. Her Lordship has also been Special Public Prosecutor (CBI) and Member, Counselling Centre, Punjab & Haryana High Court, Chandigarh. Besides this, Her Lordship has been doing the social work for the welfare of poor, downtrodden and women at large. Her Lordship has been a true embodiment of sympathy, consideration, compassion, brimming with the milk of human kindness. Her Lordship is a humility and modesty personified. Her compassionate and reflective self comes to the fore in her keen involvement in arranging/participating in lectures and in seminars related to women rights and justice, customer protection and atrocities on women. Her Lordship was elevated as Judge of Punjab & Haryana High Court, Chandigarh on December 5, 2007 and she is the first woman lawyer to be elevated as a High Court Judge in the Punjab & Haryana High Court.

20 Hon'ble Mrs. Justice Sabina 53

Mrs. Sabina daughter of Sh. Sarjit Singh was born on 20.4.1961 in Patiala. Did LL.B from the Panjab University, Chandigarh. Enrolled as Advocate in September, 1983. Unanimously, selected Joint Secretary of Bar Association of the Punjab and Haryana High Court in the year 1986. Thereafter, joined as Additional District Judge on 21.1.1997. Subsequently became Sessions Judge in September, 2004 and was later elevated as Additional Judge of Punjab and Haryana High Court on 12.03.2008.

21 Hon'ble Mr. Justice Rajan Gupta 66

Born on September 14, 1960 at Ferozepur. Belongs to a family of doctors, his father being a renowned orthopedic surgeon of the city. A first generation lawyer with his two younger brothers opting for medical and engineering. Graduated from DAV College, Chandigarh. Obtained degree of LL.B from Department of Laws, Panjab University, Chandigarh. Enrolled as an Advocate with Bar Council of Punjab and Haryana in 1982.

Concentrated mainly on fields of law viz. Civil, Criminal, Constitutional and Service matters.

Remained Standing Counsel and Special Public Prosecutor for Central Bureau of Investigation for almost a decade till his elevation. During this period, conducted many important cases of sensitive nature before this Court.

Remained Additional Government Pleader for Union Territory, Chandigarh for a number of years. Was on the panel of Union of India(Northern Railway). Also remained Deputy Advocate General for State of Haryana. Represented Punjabi University Patiala as its Standing Counsel before this Court.

Besides this, represented various other Institutions/Corporations/Companies viz. Punjab National Bank, Pepsu Road Transport Corporation, Punjab Urban Development Authority, Food Corporation of India, Punjab & Haryana State Electricity Boards, United India Insurance Company, Punjab Tourism Development Corporation Ltd., Punjab Mandi Board, Haryana Urban Development Authority, Improvement Trusts and Municipal Corporations.

During school days, His Lordship was a keen horse rider and a shooter.

His maternal grandfather Ram Krishan Tamanna was an Urdu poet, bestowed with "Hali" award.

Elevated to the Bench of Punjab & Haryana High Court on July 10, 2008.

22 Hon'ble Mr. Justice Ajay Tewari 54

Full Name:  AJAY TEWARI

Name of Father : Shri Vijay Tewari

Address: #354, Sector 9-D, Chandigarh

Date of Birth: 06-04-1960

 

Family Background Belonging to Advocates' family My Garandfather Late Shri Kedar Nath was and Advocate of Pepsu High Court of the Punjab & Haryana High Court, Chandigarh. My father has been practicing at District Courts,Patiala, since 1954.
Educational Qualification: Passed ISC from St. John's School, Chd. in 1976 with 74%   & distinctionsmarks. 
  Passed BA (Eco. Hons) P.U in 1979 with 59% marks.
  Passed LL.B. From P.U. In 1982 with 60% marks.
  Passed LL.M. From Punjabi University in 1984 with 62% marks. 
  Stood First Class First in LL.M
  Was awarded College Colours for Debate and Declamation.
Practice For actual 25 years : From 1982 to 1984, at District Courts, Patiala.  
  From 1985 till date at Pb. & hy. High Court, CAT, Debt Recovery Tribunal, District Courts, Chd.  
(a) Nature of Practice               Civil, Criminal Constitutional, Taxation, Labour, Company, Service etc. etc.
(b) Field of Specialization Civil Service and Constitutional 
Whether member of any club Member, Board of Studies, faculity of Laws, Punjab or Educational or social University, Chandigarh, from 2002 to 2006, Member St. Organisations John's Old Boys Association.
Whether held any office as Advocate General, Govt. Advocate or Standing counsel for the State or Union or any Statutory Authority or Public Undertaking   Additional Standing Counsel. U.T.Chd from July.2001 to August, 2007 on the panel of Hy. State Agricultural Marketing Board, Punjab state Agricultural Marketing Board, Sugarfed, Punjab Spinfed, Pb. PSEB.                                       
Whether employed at any time either on part-time or full time basis ? Haryana Vidyuat Prasaran Nigam, Municipal Corporation ,Chandigarh, Chd. Housing Board State Bank of Patiala. Remained DAG, Pb. from february 1996 to September 1996. Deptt. of Laws, P.U. Chd from 1987 to 1993. Part-time Lecturer at the Army Institute of Law. Part-time Lecturer in, ASA Nagar, Mohali from July, 2003 to December 2003.      
 
23 Hon'ble Mr. Justice Jitendra Chauhan 55

Born on 6.6.1959 in Village Lath, District Sonepat. His father, Shri Shyam Chand, a Journalist from London School of Journalism, was Member of the Executive Committee of the World Federation of United Nations, Geneva and remained Member of Legislative Assembly from 1968 to 1972 and Cabinet Minister from 1972 to 1977.

After doing his Matriculation, his Lordship graduated with Hon's from D.A.V.,College, Sector 10, Chandigarh and did Post-Graduation in History from Punjab University, Chandigarh. His Lordship did LL.B. from Delhi University. His Lordship was enrolled as an Advocate in 1985. In the year 1996, he was appointed as Deputy Advocate General, Haryana. He served as a Part-time Lecturer with Law Faculty, Punjab University, Chandigarh in the year 1997 for few months. He remained panel Advocate for Kurukshetra University, Haryana Agriculture University, Hisar, Standing counsel for UP State Road Transport Corporation, Food Corporation of India, Central Administrative Tribunal at Chandigarh for Northern Railways, Legal Advisor, State Election Commission, Haryana in 2000-2001. In May, 2005, his Lordship was appointed as Senior DAG Haryana and thereafter, in May 2006, appointed as Additional Advocate General in the Office of Advocate General, Haryana and represented the State in civil as well as criminal cases. Married in 1988 and blessed with two daughters and a son. His hobbies are reading, listening to Gurbani and Ghazals and enjoys morning walk as well. Elevated as Judge of the Punjab and Haryana High Court on 10.7.2008.

24 Hon'ble Mr. Justice Augustine George Masih 67

Born on 12th March, 1963, at Ropar (Punjab). Did B.Sc.(Honours) in the year 1983 and LL.B.(Honours) in the year 1986 from Aligarh Muslim University, Aligarh. Elevated as Additional Judge of the Punjab and Haryana High Court and took oath on 10.7.2008 and thereafter as Permanent Jugde on 14.01.2011

25 Hon'ble Mr. Justice K. Kannan 56

Name : Hon'ble Mr. Justice K. Kannan

Father's Name : Shri M. N. Krishnamurti

Date of Birth : 6th June, 1954

Other Particular : Enrolled as an Advocate 20.07.1977.

He was third generation lawyer in the family, with Father and grand father having been lawyers at the District Court of Cuddalore. Practised at Cuddalore till 1992 when he shifted his practice to Madras High Court. He was a senior panel Central Government Standing Counsel and was a designated senior Counsel before being elevated to the bench of Madras High Court on 31st July, 2008. On a Transfer to Punjab and Haryana High Court, he assumed charge on 5th November, 2008. He has authored several law books and has also edited several books authored and published through leading publishers. He was an editor of Madras Law Journal before his elevation.

26 Hon'ble Mr. Justice Mehinder Singh Sullar 57

His Lordship was born on March 23, 1953 in a well to do Jat Sikh family in village Sullar, District Ambala. After doing graduation from D.A.V.College, Ambala City, His Lordship attained his Law Degree from the Punjabi University, Patiala in the year 1977. His Lordship was enrolled as an Advocate with Bar Council of Punjab and Haryana, Chandigarh and started practice in legal profession in the District Courts at Ambala in the year 1977. In the year 1981, His Lordship shifted to Chandigarh and started his practice in Civil, Criminal and Constitutional matters in the Hon'ble High Court of Punjab and Haryana, Chandigarh. In August, 1989, His Lordship was selected as Additional District and Sessions Judge through direct recruitment. His Lordship also remained posted as the Presiding Officer, Central Government Industrial Tribunal-cum-Labour Courts for four States (Punjab, Haryana, Jammu and Kashmir and Himachal Pradesh) and as Legal Remembrancer, Haryana Urban Development Authority, Panchkula. His Lordship was designated as District and Sessions Judge and posted as such in Sirsa in the year 2000. His Lordship also remained as District and Sessions Judge, Vigilance, Haryana and also as Registrar General in the Hon'ble High Court of Punjab and Haryana from 2003 to 2006 respectively. His Lordship also remained as member of Advisory Board under National Security Act, 1980, Prevention of Black Marketing and Maintenance of Supplies of Essential Commodities Act, 1980, Conservation of Foreign Exchange and Prevention of Smuggling Activities Act, 1974, and Prevention of Illicit Traffic in Narcotic Drugs and Psychotropic Substances Act, 1988. His Lordship was then posted as Secretary, Law and Justice Department, Government of Haryana. On 3.6.2009, His Lordship joined as District and Sessions Judge, Rohtak. His Lordship was elevated as Additional Judge of Hon'ble High Court of Punjab and Haryana on 12.10.2009.

27 Hon'ble Ms. Justice Ritu Bahri 68

Her Lordship was born on October 11, 1962 at Jalandhar. She belongs to a family of illustrious Lawyers. Her great grand-father Late Shri Karam Chand Bahri was a well known Lawyer of his times on the civil side. Her grand-father Late Shri Som Dutt Bahri also practiced Law on the civil side and was also Member Legislative Assembly, Punjab, from 1952 to 1957. Her father Hon'ble Mr. Justice Amrit Lal Bahri retired as Judge of Punjab & Haryana High Court in the year 1994. Her Lordship did her schooling from Carmel Convent School, Chandigarh, and graduation in Economics (Hons.) from Government College for Women, Chandigarh in the year 1982 in Ist Division. Thereafter, she did her Law from Punjab University, Chandigarh, in the year 1985 in Ist Divison. She was enrolled as an Advocate in the year 1986 with Bar Council of Punjab & Haryana and started practice in Punjab & Haryana High Court. She was appointed as Assistant Advocate General, Haryana, in March 1992. Thereafter, she was appointed as Deputy Advocate General, Haryana, in August 1999 and Senior Advocate General, Haryana, in December 2009. While reprsenting the State of Haryana, she handled several cases relating to Service matters, land Acquisition, Taxation, Revenue, Labour cases and MACT cases. She was elevated as Judge of the Punjab & Haryana High Court on August 16, 2010.

28 Hon'ble Mr. Justice Paramjeet Singh 58

His Lordship was born on July 25, 1954, in an agriculturist family. Enrolled as an Advocate on August 10, 1979. Practiced in the Civil Courts, Mansa from September 1979 to December 1992. Started practiced in the Punjab and Haryana High Court, Chandigarh in January 1993. Practiced on revenue, civil, criminal and constitutional sides in various Courts and Tribunals, on both Original and Appellate Side. Remained on the panel of Advocates for Punjab State Electricity Board, Punjab Mandi Board, Punjab Municipal Councils/Corporations and Improvement Trusts, MARKFED and Aditional Government Pleader for Union Territory, Chandigarh, etc. Elevated to the Bench as an Additional Judge of the Punjab and Haryana High Court on September 30, 2011 and as permanent Judge on June 13, 2013.

29 Hon'ble Mr. Justice Naresh Kumar Sanghi 16

Born on 05.06.1955 in the illustrious family of Lawyers at Narnaul (Haryana). As a student he did not confine himself to the books only, rather, actively participated in sports and extracurricular activities. While doing graduation from Government College, Narnaul, he was elected as "General Secretary" of the Students Union. During the course of studying Law at University College of Law, Nagpur, he was elected as President of the Students Union. In the year 1980, he was enrolled as an Advocate with Bar Council of Punjab & Haryana at Chandigarh and started practicing at Narnaul under the able guidance of his father Shri Hanuman Parshad Sanghi. In the year 1987, unanimously elected President of Municipal Committee, Narnaul. The department of Income Tax facilitated him with "Samman Patra" for large contribution to the exchequer. He become Deputy Advocate General, Haryana in the year 1996 and thereafter Additional Advocate General, Punjab in the year 2007. Sworn in as an Additional Judge of Punjab & Haryana High Court on September 30, 2011.

30 Hon'ble Mr. Justice Rameshwar Singh Malik 59

His Lordship was born in small agriculurist family on 18.10.1955 at village Ugra Kheri, near Panipat, District Karnal (now District Panipat), Haryana. His Lordship did his schooling from the village school and S.D. Higher Seconday School, Panipat. His Lordship did his graduation from Arya College, Panipat. His Lordship did his L.L.B. from University of Rajasthan, Jaipur in the year 1982. His Lordship got enrolled with the Bar Council of Punjab and Haryana on 8th June, 1982 and started his practice in the Punjab and Haryana High Court, Chandigarh in July 1982. His Lordship practiced mainly in the Punjab and Haryana High Court. His Lordship held Fellowship of Bar Council of India during the year 1985-86. His Lordship was unanimously elected as Executive Member of the Punjab and Haryana High Court Bar Association during the year 1985-86. His Lordship mainly practiced in Civil, Constitutional, Labour and Service matters. His Lordship had been on the panel of Advocates in the Punjab and Haryana High Court for various Government/Statutory Authorities/Public Undertakings including Haryana Minerals Limited, Municipal Councils/Corporations, Pollution Control Board, Universities and Improvement Trusts. His Lordship was appointed as Aditional Advocate General, Haryana, in May, 2005 and continued till 12th September 2011. His Lordship, while working as Additional Advocate General, Haryana also remained the First Appellate Authority under the Right to Information Act, 2005. His Lordship was elevated to the Bench of Punjab and Haryana High Court on 30.09.2011.

31 Hon'ble Mr. Justice Rajiv Narain Raina 62

Born on 5th of July, 1958 at Jalandhar in a distinguished family of Kashmiri Pandits settled in the Punjab in the mid 19th century at Jalandhar. His great great grandfather Rai Bahadur Pt.Sheo Narain Raina 'Shameem' (1859-1936) was born in Jalandhar and was a Leader of the Lahore Bar, MLC, Urdu poet, pioneer Urdu novelist, author of treatises on law including 'Pleadings in Indian Courts', a social reformer, Special Commissioner on the Special Commission that tried the First Supplementary Lahore Conspiracy Case, 1915, President of the Punjab Historical Records Commission and was a Buddhist revivalist who co-founded the Mulagundhakuti Vihar at Sarnath with the Reverend Anagarika Dharmapala of Ceylon. He was instrumental in drafting the Sikh Gurdwaras Act, 1925 and remained Standing Counsel for Shiromani Gurdwara Parbandhak Committee at the Lahore High Court from 1925 till his demise. Pt. Sheo Narain's mother's brother Justice Ram Narain Dar was the first Indian to be elevated as Judge of the Lahore Chief Court at age 37 in 1886. His great grandfather Pt. Kanwar Narain, Bar-at-law, practised at the Lahore High Court, was Honorary Secretary, Lahore Bar Association in 1921 and 1922 and later remained Chief Judge of the Mandi Chief Court, Revenue Minister and Acting Chief Minister during the reign of Raja Sir Joginder Sen of erstwhile Mandi State now in Himachal Pradesh. His grandfather Sh Chand Narain Raina 'Chand' IAS was an eminent Urdu poet and civil servant of joint Punjab and remained Deputy Commissioner of Karnal, Shimla and Jalandhar districts. He was married to Bhuvaneshwari 'Nighat' a poet and the youngest child of Dr Sir Tej Bahadur Sapru. His father Sh. K.N.Raina was an Advocate and author who taught Roman Law at Law College, Jalandhar. His mother's father Diwan Bahadur Pt Dharam Narain Kak, Bar-at-Law was Prime Minister of erstwhile Udaipur State and grandfather Sir Sukhdeo Prasad Kak, was Prime Minister of erstwhile Jodhpur State and had represented the Rajputana at the Round Table Conference at London.

Justice Raina read at the St John's High School, Chandigarh where he excelled in Gymnastics and Theatre. He did his BA from Government College for Men, Chandigarh and obtained the Law degree from the Department of Laws, Panjab University, Chandigarh in 1982. He was initially enrolled as an Advocate with the UP Bar Council on 8.8.1982 and practised at the Allahabad High Court from 1982 to 1984 and returned to practise at the High Court at Chandigarh, his hometown on transfer to the Punjab & Haryana Bar Council. He remained part-time law lecturer at the Department of Laws, Panjab University, Chandigarh from 1987 to 1990 and taught Labour Laws. He also taught Industrial jurisprudence at the Department of Commerce & Business Management, PU, Chandigarh to a combined class of M.Com and MPM classes in 1988. He lectured during the period at the Haryana Institute of Public Administration on Labour Laws. Was Member Law Faculty, Panjab University during 1997-1999. He represented the Panjab University, his alma mater, in courts for many years. He was appointed as Second Reporter, Indian Law Reports (Punjab & Haryana) Series in 1987 by the Council of Law Reporting, thereafter First Reporter and then the Editor in April 2006 and remained as such till elevation, spending 24 years editing the ILR. He was appointed Assistant Advocate General, Punjab in February 1990 and remained as such till he resigned in October 1991 to resume private practice. Remained Deputy Advocate General, Haryana from May 1995 to May 1996. Was Additional Standing Counsel, UT Administration, Chandigarh from 2000 to 2007 and then from 2008 to 2010 and represented the Chandigarh Administration, Municipal Corporation, Chandigarh and the Chandigarh Housing Board in many important matters of the day. He was a panel counsel for the High Court from 2005 till elevation. He also remained a Partner of a Delhi based law firm at Chandigarh from March 2006 to January 2010. He gained experience in varied branches of law and practised mainly before the High Court on its Constitutional, writ, service law and civil side, and before the Central Administrative Tribunal, Chandigarh Bench, and District Courts, Chandigarh representing private and institutional clients. He was elevated as Additional Judge on 30th September 2011.

32 Hon'ble Mr. Justice Tejinder Singh Dhindsa 17

His Lordship was born on March 6, 1961 at Ambala Cantonment. Having completed his graduation in Law from Panjab University, Chandigarh in the year 1985, his Lordship was enrolled as an Advocate with the Bar Council for the States of Punjab and Haryana in the same year. His Lordship as an Advocate conducted cases primarily pertaining to civil and service matters. His Lordship was elevated as an Additional Judge of the Punjab and Haryana High Court on 30th September, 2011.

33 Hon'ble Mr. Justice Gurmeet Singh Sandhawalia 69

His Lordship was born on November 1, 1965 and did B.A.(Hons.) from DAV College, Chandigarh in 1986 and his L.L.B from the Panjab University, Chandigarh in 1989. His Lordship was enrolled as an Advocate with the Bar Council of Punjab and Haryana, Chandigarh in August in the same year. His Lordship has represented the Union Territory, Chandigarh Administration, Panjab University, Chandigarh, the Official Liquidator attached to the Punjab and Haryana High Court, the Punjab Financial Corporation, the Punjab State Cooperative Supply and Marketing Federation (MARKFED), Punjab State Electricity Board, Food Corporation of India, Punjab State Agricultural and Marketing Board, Punjab State Civil Supplies Corporation and the Punjab and Haryana High Court. His Lordship has handled a mixed bag of work pertaining to Criminal, Civil, Service, Land Acquistion and Constitutional law on the private side besides being on the panel of the aforesaid insitutions. His Lordship has been a sportsman during his College days representing his College and University in the sport of Lawn Tennis. His Lordship belongs to a legal family as his Lordship's father was Chief Justice of Punjab and Haryana High Court From 1978 to 1983, and of the Patna High Court from 1983 to 1987. His Lordship was elevated to the Bench on September 30, 2011, as an additional Judge.

34 Hon'ble Mr. Justice R.P. Nagrath 18

His Lordship was born on 16.09.1953. His Lordship did his Graduation in Science from Panjab University in the year 1972; obtained Law Degree from Delhi University in the year 1975 and was enrolled as member of the Bar Council of Delhi in the year 1976. His Lordship joined the Punjab State Judicial Service on 20th August, 1977 and promoted as Member of Superior Judicial Service, Punjab in the year 1999. His Lordship became District and Sessions Judge on 17th September, 2005 and worked in various capacities as District and Sessions Judge; Registrar (Vigilance) in the Punjab and Haryana High Court; Director (Administration) of the Chandigarh Judicial Academy and Registrar General of the Punjab and Haryana High court. His Lordship was elevated as Additional Judge of Punjab Haryana High Court on 15th June, 2012.

35 Hon'ble Mrs. Justice Rekha Mittal 19

Born on January 17th, 1959 at Mansa. Did B.A. in the year 1977 from Punjabi University, Patiala and LL.B in the year 1980 Panjab University, Chandigarh. Joined Punjab Judicial Services in November, 1983. My first posting was at Patiala. Promoted to Superior Judicial Services in the year 1999 and remained posted as Additional District Judge at Jalandhar and Amritsar. Became District and Sessions Judge in the year 2006 and was posted at Ropar. Remained posted as District Judge, Ferozepur from 2011 to June 2012. Elevated as Judge of the Punjab and Haryana High Court with effect from 15.06.2012.

36 Hon'ble Mr. Justice Inderjit Singh 20

His Lordship was born on October 24, 1957, did his LL.M. in 1982 from Panjab University, Chandigarh. Joined Punjab Civil Services (Judicial Branch) in 1983. Promoted as Additional District & Sessions Judge in 1999 and served as such at different stations. Promoted as District & Sessions Judge in April 2006 and posted at Patiala. Remained District & Sessions Judge at Faridkot and Jalandhar also. He was elevated as Additional Judge of Punjab and Haryana High Court on June 15, 2012.

37 Hon'ble Mr. Justice Amol Rattan Singh 25  

Born on 19.08.1960 at Hoshiarpur. He did post-graduation- M.A. (English) in 1981 and L.L.B. from Panjab University, Chandigarh, in 1985. He was enrolled as an Advocate on 30.6.1985 and handled Service & Civil matters. He was appointed as Additional (Junior) Counsel for the State of Haryana at the Supreme Court of India in 1994- 1995, Assistant Advocate General, Haryana in June 1995 and Deputy Advocate General, Haryana in 2004.Thus remained Haryana State Law Officer for 10 years. In the above capacities handled all kinds of litigation for the State in Civil and Service matters, in the High Court and Central Administrative Tribunal, Accident Claims, Public Interest litigation, Land Acquisition, Service matters, Labour related matters, etc. Remained Counsel for the Koul Commission (investigating the Police firing incidents at Bahadurgarh, District Jhajjar), for a short period. Thereafter, he was appointed as Additional Advocate General, Punjab, on 7.9.2005 and continued as such till 20.12.2012. In this capacity, mainly handled sales tax (VAT) matters and Public Interest Litigation, alongwith other, varied, miscellaneous matters. Sworn in as an Additional Judge of the Punjab and Haryana High Court on 21.12.2012.

38 Hon'ble Mr. Justice Dr. Bharat Bhushan Parsoon 21  

Elevated as Judge of the Punjab and Haryana High Court with effect from 13.06.2013.

39 Hon'ble Mrs. Justice Anita Chaudhry 26  

She was Born on 31.12.1956. She belongs to a family of illustrious lawyers. She graduated from Govt. College for Women Chandigarh and got her L.L.B. Degree from Panjab University, Chandigarh in 1979. She was enrolled as an Advocate on 3.8.1979 and practised till the end of December 1979. She Joined Haryana Judicial Service on 2.1.1980. She was promoted as Additional District Judge in 1994. She went on deputation as Chief Legal Advisor with Delhi Development Authority, Delhi from 1997 upto 2000 and was promoted as District and Sessions Judge in 2005. She served as District and Sessions Judge at Hisar, Faridabad, Bhiwani and Panchkula. She was elevated as Additional Judge of Punjab and Haryana High Court, Chandigarh on 20.06.2013.

40 Hon'ble Mr. Justice Mahavir Singh Chauhan 22

Born on 12.11.1953 in an agriculturist family in a very small village Kalalmajri of Ambala District. Passed matriculation from MRSD High School, Shahzadpur, District Ambala. Graduated from DAV College (Lahore) Ambala City. Served in Telephone Department for 8 years. Did L.L.B. while in service from Panjab University, Chandigarh. Joined practice at District Courts and High Court of Punjab and Haryana at Chandigarh in the year 1983. Practised mainly on Civil, Rent, Service and Constitutional side. Selected as Additional District and Sessions Judge, in May, 1999. Served as Additional District Judge at various districts. Served as District and Sessions Judge from October 2007 to April, 2010 at Gurdaspur and at Sangrur from 6.4.2010 till elevation as Judge,High Court of Punjab and Haryana and took oath as such on 20th June,2013.

41 Hon'ble Mr. Justice Fateh Deep Singh 27  

His Lordship was born on 8th July, 1960 at Amritsar (Punjab). Did B.A. and L.L.M. from Guru Nanak Dev University, Amritsar. Enrolled as an Advocate with the Bar Council for the States of Punjab and haryana. Thereafter, joined as Additional District and Sessions Judge on May 10, 1999. Subsequently, became Sessions Judge in October 12, 2007 and was later elevated as an Additional Judge of Punjab and Haryana High Court on june 20, 2013.

42 Hon'ble Mr. Justice Jaspal Singh 28

His Lordship was born on 10th October, 1956. Graduated from Government College, Chandigarh and did LLB in the year 1980 from Punjab University, Chadigarh. His Lordship joined judicial service in the State of Punjab in October 1983. Promoted as Additional District & Sessions Judge in February 1999. His Lordship became District & Sessions Judge in April 2008. Elevated as Additional Judge of the Punjab and Haryana High Court with effect from 20.06.2013

43 Hon'ble Mr. Justice Surinder Gupta 23

Born on March 30, 1958 at Ferozepur. He completed his education up to graduation level at Ferozepur and LL.B. from Garhwal University, Srinagar, Uttrakhand. After a brief spell of practice as an advocate, he joined Punjab Civil Services (Judicial) on 17.10.1983 and was promoted as member of Superior Judicial Services, Punjab in the year 1999. In his capacity as Additional District & Sessions Judge, he remained posted at Jalandhar, Patiala and also worked as Presiding Officer, Industrial Tribunal and Labour Court, Union Territory, Chandigarh. He became District & Sessions Judge in March, 2008 and worked in various capacities as District & Sessions Judge, Fatehgarh Sahib; District & Sessions Judge-cum- Registrar (Vigilance), Punjab; Registrar (Vigilance) Punjab & Haryana High Court; Legal Remembrance-cum-Law Secretary, Government of Punjab and Registrar General of Punjab & Haryana High Court. Sworn in as Additional Judge of Punjab & Haryana High Court on June 20, 2013.

44 Hon'ble Ms. Justice Navita Singh 29  
Yet to be upload

Her Lordship was born on 12th November, 1953. Did LLB in the year 1977 from Punjabi University, Patiala. Her Lordship became District & Sessions Judge in Feburary, 2010. Elevated as Judge of the Punjab and Haryana High Court with effect from 22.10.2013.

45 Hon'ble Mr. Justice Harinder Singh Sidhu 39  
46 Hon'ble Mr. Justice Arun Palli 40  
47 Hon'ble Mr. Justice Kuldip Singh 38  
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He was born on 16th August 1957 in village Jamsher Khas near Jalandhar. He had early education from Jalalabad (west). Primary education from Govt. Primary School No.2, then situated at circular road, Abohar. He passed matriculation examination from Govt. Higher Secondary School, Abohar. He did graduation from D.A.V. College, Abohar and then completed LL.B. from Law Department, Punjab University Campus, Chandigarh in 1980. In service, he did LL.M. in 2008. He joined Punjab Judicial Service in 1983 as Sub Judge-cum-Judicial Magistrate at Bathinda and then served at various stations in Punjab. He became Chief Judicial Magistrate in 1996 and posted at Amritsar. He became Additional District and Sessions Judge at Amritsar itself in 1999 and also remained posted at Ropar and Patiala. He was promoted as District & Sessions Judge in 2008. He served as District and Sessions Judge at Bathinda and Fatehgarh Sahib. He also worked as Registrar of Punjab and Haryana High Court, Chandigarh and District Judge/Presiding Officer Industrial Tribunal, Jalandhar. He was elevated as Additional Judge of Punjab and Haryana High Court, Chandigarh on 10.01.2014.

48 Hon'ble Mrs. Justice Lisa Gill 41