Committees

ANNEXURE 'A'
DETAILS OF THE COMMITTEES OF HON’BLE JUDGES
[As on 04.07.2014 at 10:50 A.M.]

 

Sl. No.

 

Subject matter dealt with by the Committee

 

Composition of the Committee

1.

Committee of Hon'ble Judges to advise Hon'ble the Chief Justice of India on various steps and decisions required to be taken towards construction of building on 12.19 acres land allotted to CPWD at Pragati Maidan for additional requirements of Supreme Court.

 

 

1. Hon’ble Mr. Justice H.L. Dattu
2. Hon’ble Mr. Justice T.S. Thakur
3. Hon’ble Mr. Justice J.S. Khehar

2.

Purchase Committee.

 

1. Hon’ble The Chief Justice of India
2. Hon’ble Mr. Justice T.S. Thakur
3. Hon’ble Mr. Justice Anil R. Dave
4. Hon'ble Mrs. Justice Ranjana Prakash Desai

 

3.

Departmental Promotion Committee for making recommendations for promotion of Gazetted Officers.

 

 

 

1. Hon’ble Mr. Justice T.S. Thakur
2. Hon’ble Mrs. Justice Ranjana Prakash Desai
3. Hon’ble Mr. Justice Ranjan Gogoi

4.

Committee for selection of Law Clerk-cum-Research Assistants for being provided to Hon’ble Judges

 

 

1. Hon’ble Mr. Justice T.S. Thakur
2. Hon’ble Mr. Justice Anil R. Dave

5.

Committee to consider the representations from the staff for taking welfare measures, redressal of their grievances and related issues of common importance.

 

 

1. Hon’ble Mr. Justice H.L. Dattu
2. Hon’ble Mr. Justice S.J. Mukhopadhaya

6.

Library Committee

 

1. Hon’ble the Chief Justice of India
2. Hon’ble Mr. Justice H.L. Dattu
3. Hon’ble Mr. Justice Dipak Misra
4. Hon’ble Mr. Justice Madan B. Lokur

7.

Security Committee

 

1. Hon’ble Mr. Justice T.S. Thakur
2. Hon’ble Mr. Justice Anil R. Dave
3. Hon’ble Mr. Justice Sharad Arvind Bobde

 

8.

BUILDING COMMITTEE:
(a) To supervise and give directions on civil and electrical works to be carried out in/for (i) CGHS First Aid Post functioning in the Supreme Court premises (ii) any other part of Supreme Court Building;

 

1. Hon’ble Mr. Justice T.S. Thakur
2. Hon’ble Mr. Justice J. Chelameswar
3. Hon'ble Mr. Justice V. Gopala Gowda

 

(b) For selection of all the items (furniture,electrical etc.) proposed to be purchased by the Registry;

 

(c) To supervise and give directions on (i) replacement of old and obsolete furniture/furnishing etc. in the Chambers, residential offices of Hon'ble Judges and in the offices of the Registry (ii) additional furniture and furnishing items/electrical items/electrical appliances etc, which may be supplied in the Chambers as well as residential offices by the Regisry (iii) furniture and furnishing including additional furniture, if any, in CGHS First Aid Post.

 

9.

Committee for supervising the Maintenance and Upgradation and allotment of rooms in Supreme Court Transit Home-cum-Guest House.

 

1. Hon’ble Mrs. Justice Ranjana Prakash Desai
2. Hon’ble Mr. Justice J.S.Khehar

 

10.

Advocates-on-Record Examination Committee.

 

1. Hon’ble Mr. Justice H.L. Dattu
2. Hon’ble Mr. Justice T.S. Thakur
3. Hon’ble Mr. Justice Dipak Misra

 

11.

Committee for Amendments of the Supreme Court Rules, 1966.

 

1. Hon’ble The Chief Justice of India
2. Hon’ble Mr. Justice H.L. Dattu
3. Hon’ble Mr. Justice T.S. Thakur
4. Hon’ble Mr. Justice J.S.Khehar

 

12.

Hon’ble Judges nominated to deal with PIL Matters.

 

1. Hon’ble Mr. Justice H.L. Dattu
2. Hon’ble Mr. Justice J. Chelameswar

13.

Law Reporting Council

 

1. Hon’ble the Chief Justice of India
2. Hon’ble Mr. Justice Anil R. Dave
3. Hon'ble Mr. Justice J. S. Khehar
4. Attorney General for India
5. President, SCBA

 

14.

Committee to consider cases of Accreditation of Legal Correspondents.

 

1. Hon’ble Mr. Justice T.S.Thakur
2. Hon’ble Mr. Justice J.S.Khehar
3. Hon’ble Mr. Justice Ranjan Gogoi

 

15.

Judges Committee for approving allotment of Lawyers Chambers.

 

1. Hon’ble Mr. Justice H.L. Dattu
2. Hon’ble Mr. Justice T.S. Thakur
3. Hon’ble Mr. Justice J.S. Khehar

 

16.

Supreme Court Museum Committee.

 

1. Hon’ble Mr. Justice S.J. Mukhopadhaya
2. Hon’ble Mr. Justice J.Chelameswar

 

17.

Mediation and Conciliation Project Committee.

 

1. Hon’ble Mr. Justice J.S. Khehar, Chairman
2. Hon’ble Mr. Justice Madan B.Lokur
3. Shri P.P.Rao, Sr. Advocate
4. Ms. Asha Menon, Member Secretary, NALSA
5. Ms. Nisha Saxena, Member Secretary

 

18.

Supreme Court Legal Services Committee (S.C.L.S.C)

 

Hon’ble Mr. Justice Tirath Singh Thakur

 

19.

Committee for formation of common panel of Senior Advocates and Advocates-on Record for the use of SCLSC and the Registry and of Non-Advocates-on-Record for the use of the Registry from 1-4-2014 to 31-3-2016( Amicus Curiae Panel).

 

 

1. Hon’ble Mr. Justice Anil R. Dave
2. Hon’ble Mr. Justice Dipak Misra

20.

Editorial Board for Court News

 

1. Hon’ble Mr. Justice Anil R. Dave
2. Hon’ble Mr. Justice Dipak Misra
3. Hon’ble Mr. Justice J. Chelameswar

 

21.

Screening Committee for review of cases of Addl. Registrar and above for their continuance or otherwise in the service of this Registry beyond the age of 50 or 55 years.

 

1. Hon’ble Chief Justice of India
2. Hon’ble Mr. Justice H.L. Dattu
3. Hon’ble Mr. Justice S.J. Mukhopadhaya
4. Hon’ble Mr. Justice Fakkir Mohamed Ibrahim Kalifulla

 

22.

Committee to provide the same medical facilities, which are not provided or are deficiently provided in the CGHS First Aid Post functioning in the Supreme Court Premises but are made available in the medical Unit of the High Court and to upgrade the FAP into CGHS Medical Centre.

 

 

1. Hon’ble Mr. Justice J.S. Khehar
2. Hon’ble Mr. Justice J.Chelameswar
3. Secretary, Department of Justice, Govt. of India
4. Secretary (Health), Govt. of India

23.
(a)

Composition of E-Committee.

 

1. Hon’ble the Chief Justice of India, Patron-in-Chief
2. Hon'ble Mr. Justice Madan B. Lokur, Judge,
Supreme Court of India & In-charge, E-Committee
3.Shri Ashok T. Ukrani, Member (Judicial)
4. Dr. H.K. Suhas, Member (Technical)
5.Mr. Krishnamurthy R. Padasalgi, Member (Management/Human Resources)

 

(b)

Invitee Member of the E-Committee.

 

1. Shri Goolam E. Vahanvati, Attorney General for India
2. Justice Badar Durrez Ahmed, Hon'ble Judge, Delhi High Court
3. Shri Gopal Subramanium, Senior Advocate
4. Secretary General, Supreme Court of India
5. Secretary to Government of India, Department of Justice,
Ministry of Law & Justice, New Delhi.
6. Secretary or Additional Secretary nominated by Department of Electronics & Information Technology (Deity), Ministry of Communications and Information Technology, Govt. of India.
7. Joint Secretary, Plan Finance-II, Department of Expenditure, Ministry of Finance, Govt. of India.

 

24.

Committee for Computerization of Supreme Court Of India

 

1. Hon’ble The Chief Justice of India
2. Hon'ble Mr. Justice J.S. Khehar
3. Hon’ble Mr. Justice Dipak Misra
4. Hon’ble Mr. Justice Madan B. Lokur
5. Hon’ble Mr. Justice Kurian Joseph

 

 

25.
Committee of Hon'ble Judges to consider the proposal in regard to future plans of expansion and increase in the number of Court Rooms etc.
 

1. Hon’ble Mr. Justice T.S. Thakur
2. Hon’ble Mr. Justice S.J. Mukhopadhaya
3. Hon’ble Mr. Justice V. Gopala Gowda


26.

Hon'ble Judge nominated to hear Arbitrtion Petitions under Section 11 of the Arbitration and Conciliation Act, 1996.

 

 

1. Hon’ble Mr. Justice Anil R. Dave

 

27.
Supreme Court Gender Sensitisation and Internal Complaints Committee (GSICC)
 

1. Hon’ble Mrs. Justice Ranjana Prakash Desai,
Judge, Supreme Court of India - CHAIRPERSON

2. Hon’ble Mr. Justice Madan B. Lokur,
Judge, Supreme Court of India - MEMBER

3. Ms. Indu Malhotra,
Sr. Advocate
[Sr. Member of the Supreme Court Bar] - MEMBER

4. Ms. Bina Madhavan,
Advocate [ Representative of Supreme Court Bar Association]
[Subject to election by General Ballot of SCBA within six months as per Office Order No.277/2013 dt. 26/11/2013] - MEMBER

5. Ms. B. Sunita Rao,
Advocate-on-Record
[Representative of Supreme Court Advocates-on-Record Association] - MEMBER

6. Ms. Madhu Chauhan
[Representative of Supreme Court Clerks Association] - MEMBER

7. Ms. Bharti Ali,
Co-Director, HAQ: Centre for Child Rights, New Delhi
[nominee of the Chief Justice of India under clause 4(2)(f)] - MEMBER

8. Ms. Rachna Gupta,
Registrar
[Officer in Service of the Supreme Court of India] - MEMBER-SECRETARY

9. Prof. (Dr.) G. Mohan Gopal,
Director, Rajiv Gandhi Institute for Contemporary Studies, New Delhi
[nominee of the Chief Justice of India under clause 4(2)(h)] - MEMBER

10. Mr. L. Nageswara Rao, Sr. Advocate
[Sr. Member of the Supreme Court Bar]
[nominee of the Chief Justice of India under clause 4(2)(h)] - MEMBER

 

DETAILS OF THE COMMITTEES OF OFFICERS
[As on 14.08.2014 at 11:04 a.m.]

 

Sl. No.

 

Subject matter dealt with by the Committee

 

Composition of the Committee

1.

Screening Committee to consider the question of continuance or otherwise of Officers upto the rank of Deputy Registrar and other members of the staff of the Registry in service beyond the age of 50 years or 55 years or on completing a specified length of service.

 

 

1. Secretary General
2. Shri Pankaj Bhandari, Registrar
3. Shri Raj Pal Arora, Registrar

2.

Departmental Promotion Committee for making recommendations for promotion of Non-Gazetted Staff.

 

 

 

1. Shri M.K. Hanjura, Registrar
2. Shri Sanjiv Jain, Registrar
3. Shri Pankaj Bhandari, Registrar

3.

Complaints Committee constituted under Vishaka guidelines to receive and enquire into the complaints relating to sexual harassment of women employees governed by the Supreme Court Service Regulations.

 

 

 

1. Mrs. Promila Sharma, Addl. Registrar - Chairperson
2. Shri Deepak Jain, Addl. Registrar
3. Ms. Savitri Pandey, Advocate
4. Shri Suraj Prakash, Deputy Registrar
5. Ms. Meera Hemant, Asstt. Registrar

4.

Committee for Tender opening/ inspection of purchase of all items of the value of more than Rs. 20,001/- for a period of i.e. from 19/08/2014 to 18/11/2014

 

 

1. Ms. Nisha Bhardwaj, Addl. Registrar
2. Mr. P.S. Rawat, Assistant  Registrar
3. Mr. Anil Kumar Sharma, Branch Officer

5.

Committee for Tender opening/inspection of purchase of all items of the value exceeding Rs. 5,001/- to 20,000/- for a period of i.e. from 19/08/2014 to 18/11/2014

 

 

1. Mr. T.I. Rajput, Deputy Registrar
2. Ms. Usha Sharma, Assistant Registrar
3. Mr. I.S. Rana, Branch Officer

6.

Committee for inspection of purchases of all items of the value upto Rs. 5,000/- for a period of i.e. from 19/08/2014 to 18/11/2014.

 

 

1. Ms. Madhu Arora, Deputy Registrar
2. Ms. Poonam Sharma, Assistant Officer

 

7.

Committee for opening of sealed quotation of the travel agent for purchase of air tickets for official tours of Hon’ble the CJI and Hon’ble Judges[updated 13/5/2014]

 

 

1. Mr. Pankaj Bhandari, Registrar
2. Mr. Raj Pal Arora, Registrar

8.

Committee for screening the eligible employees for extending the benefits of financial upgradation under the MACP Scheme.

 

 

1. Shri Pankaj Bhandari, Registrar
2. Shri R.N. Nijhawan, Addl. Registrar
3. Shri Pradeep Kumar Sharma, Addl. Registrar

9.

Committee for inspecting the entire godown and for comprehensive stock verification to maintain transparency.

 

 

Ms. Nisha Bhardwaj, Addl. Registrar

10.

Committee to examine the requests from the dependants of deceased Court Servants for appointment on compassionate grounds.

 

 

1. Shri M.K. Hanjura, Registrar
2. Mrs. Rachna Gupta, Registrar
3. Shri Pankaj Bhandari, Registrar

11.

Condemnation Committee [updated 12.03.2012]

 

 

 

1. Mr. R.S. Seth, Addl. Registrar
2. Ms. Nisha Bhardwaj, Addl. Registrar
3. Mr. Manoj Sen, Deputy Registrar