Hon'ble Shri Justice R. Sudhakar.

       Justice R. Sudhakar was born on 14.02.1959. He hails from Panapakkam Village , Vellore District (Formerly North Arcot District), Tamil Nadu.

Justice R. Sudhakar’s father, Late Shri Justice S. T. Ramalingam served as a Judge of the Madras High Court. Justice R. Sudhakar’s maternal grandfather, late Shri S.P.Sri Ram served as a District Judge and retired as Chairman of the Sales Tax Appellate Tribunal.

Justice R. Sudhakar had his early schooling in Don Bosco Matriculation School , Egmore, Chennai and completed from St. Mary’s Higher Secondary School , Madurai . During his school days, he was an active member of the Boy’s Scout movement. He graduated from Loyola College , Chennai. He actively participated in sports, social and cultural activities both in School and in College. Justice R. Sudhakar was conferred a Degree in Law from Madras Law College .

Justice R. Sudhakar was enrolled as an Advocate on 14.12.1983 and started practice as an associate of the Legal Luminary and Senior Advocate Shri Habibullah Badsha, former Advocate General of Tamil Nadu and Public Prosecutor of Madras High Court, who has now retired from practice in view of the old age. The pedigree of the law firm is worth mentioning. Shri Habibullah Badsha was associated with Shri Govind Swaminadhan - Crown Prosecutor and former Advocate General, Tamil Nadu, who in turn was groomed by legal luminary of the Criminal Bar, Barrister late Shri V.L.Ethiraj, the Founder of Ethiraj College for Women.  Shri Govind Swaminadhan practised in the Supreme Court also and appeared as a Counsel in the famous Keshwa Nanda Bharti case.

Justice R. Sudhakar, practised in all branches of law and specialized in the field of Customs, Central Excise and Sales Tax Law. Besides, Madras High Court, he also practised/appeared in cases before the High Court of Andhra Pradesh, Karnataka High Court and Kerala High Court. He regularly appeared in matters before the Supreme Court of India as well.

Justice R. Sudhakar hails from a family actively involved in freedom movement championed by the Father of our Nation Mahatma Gandhi. His maternal great-grandfather late S.P.Ayyaswami Mudaliar, a well known Civil Engineer in the early twentieth century, took active part in the freedom movement. During the years 1939 and 1940 the family hosted several national leaders and freedom fighters like Netaji Subhash Chandra Bose at their palatial house “ GANDHI PEAK ” on Barathi Salai, Royapettah, Chennai, named in memory of the Father of our nation.

Justice R. Sudhakar is committed to social welfare causes and social reforms. The empowerment of Advocates and their upliftment to bring the creed to its tall stature as it was during the freedom struggle, is his ambitious project. He takes keen interest in development Agri Horticulture and support activities for improvement of the natural resources. He is proactive in protection of Environment and Heritage. Promoting the cause of under privileged, protecting the differently abled people, senior citizens and their rights, is his vision. Social health and welfare issues are priorities in his judicial role. He is fond of Travelling, Sports, Music, Art and Cultural activities. He organized a two days’ programme of young Advocates on different parts of legal education in the Tamil Nadu Judicial Academy .

Justice R. Sudhakar was elevated to the Bench as an Additional Judge of the High Court of Madras on 10.12.2005 and as a Permanent Judge on 20.04.2007.  In his career as a Judge of the Madras High Court spreading over a decade he decided 26196 Main Cases and 32943 Misc. Cases.  A number of judgments delivered by him are reported in various Law Journals published in different parts of the Country.

On his transfer from the Madras High Court, Justice R. Sudhakar took the oath of the office of a Judge of the High Court of Jammu and Kashmir on the 18th day of April, 2016, at 10.00 A.M.


Hon'ble Shri Justice Mohammad Yaqoob Mir, LL.B.
Born on 28-05-1957 at Village Rajpora, Pulwama.Did  his LL.B from Kashmir University, joined the Bar and  practised as Advocate from 1981 to 1993. Appointed as District & sessions Judge on 27th of May 1993.Remained posted as Principal District & Sessions Judge, Baramulla, Principal District & Sessions Judge, Anantnag, Additional District & Sessions Judge, Srinagar, Special Judge, Anti Corruption, Kashmir, Registrar General, High Court of J&K and Principal District & Sessions Judge, Srinagar.
Attended “International Conference on Arbitration (ICCA).  Was granted selection grade in July 2001 and was placed in Super Time Scale in April, 2007. Elevated as Additional Judge of High Court of Jammu and Kashmir on 23.11.2007. Appointed as permanent Judge of High Court of Jammu and Kashmir on 01.10.2009. Functioned as Acting Chief Justice of High Court of Jammu and Kashmir from 05.01.2015 to 02.02.2015.


Hon'ble Shri Justice Muzaffar Hussain Attar, LL.B
 Born on 30th January, 1955 and was Special Public Prosecutor in various cases. He did his graduation from Anantnag College in 1975 and LLB in 1977. He was registered as pleader in the month of September, 1977 and as Advocate in the year 1981 and subsequently enrolled as an Advocate in 1985. He remained Additional Advocate General from 1997 to 2002 and appointed as Special Public Prosecutor in various cases. Elevated as Additional Judge of High Court of Jammu and Kashmir on 05.11.2008.
Appointed as permanent Judge of High Court of Jammu and Kashmir on 05.03.2010.


Hon'ble Shri Justice ALI MOHD. Magrey, LL.B
Born on 8th December, 1960 in Village Wattoo, Tehsil Damhal Hanjipora, District Kulgam, Kashmir; received school education in native village; did his Graduation and LL.B (Hon’s) from the University of Kashmir; was enrolled as Advocate in the year 1984 and started practicing law in the District courts, including Revenue Courts/Tribunals; simultaneously started conducting matters in the High Court. Remained as standing counsel from 1986 onwards for the State Financial Corporation; Jammu & Kashmir Bank and SIDCO; Sher-i-Kashmir Institute of Medical Sciences; Power Development Department; Service Selection Board; Jammu & Kashmir Wakf Board; was appointed as Additional Advocate General in Feb. 2003 with allocation for, General Administration Department, Health and Medical Education Department, Service Selection Board, State Public Service Commission, Estates Department, SKIMS and Vigilance Department; was appointed as Senior Additional Advocate General in September 2009 with additional charge of Home Department; appeared and conducted important criminal, Division Bench and Full Bench matters involving important questions of law, on behalf of the State in the High Court as also in numerous appeals in the Supreme Court of India; also appeared and conducted important Public Interest Litigation matters, constitutional matters, Service matters, Tax matters, Civil matters involving high stakes and important issues, Arbitration matters; appeared in commissions of inquiry also on behalf of State of J&K etc; was appointed as Permanent Judge of the High Court of Jammu and Kashmir vide notification No. K.13021/01/2012-US.II dated 7th March, 2013 and took oath of office on 8th March, 2013.


Hon'ble Shri Justice Dhiraj Singh Thakur, LL.B

Appointed as Permanant Judge of High Court of Jammu and Kashmir on 08.03.2013.


Hon'ble Shri Justice Tashi Rabstan, LL.B
Born in an agriculturist family of Varsudopa on 10th April 1963 at Village SKURBUCHAN, District Leh Ladakh, Jammu and Kashmir State, did his Graduation and LL.B from University of Jammu; was enrolled as an Advocate on 6th March 1990 in Bar Council of Jammu and Kashmir and started practicing in the High Court of Jammu and Kashmir & various other High Courts on Arbitrations, Constitution, Service, Election, Civil and Criminal matters. Experienced in researching intent of laws & judicial decisions & apply law to clients’ circumstances. Remained as Standing Counsel for Ladakh Autonomous Hill Development Council, Leh from 1997 till 2005; was appointed as Additional Central Government Standing Counsel, now Central Government Counsel, for Jammu and Kashmir High Court, Jammu Wing in September,1998 and continued till elevation; was also remained as panel counsel for Union Public Service Commission, New Delhi from April, 2008 till 31st December 2011; was appointed as Additional Judge of the High Court of Jammu and Kashmir vide Notification No. K.13021/01/2012-US.II dated 7th March, 2013 and took oath of office on 8th March, 2013.
Appointed as permanent Judge of High Court of Jammu and Kashmir on 16.05.2014.


Hon'ble Shri Justice Janak Raj Kotwal, LL.B
Born in Bhaderwah on 29th August 1956. Was appointed Munsiff Hira Nagar in November 1982, after qualifying Kashmir Civil Service (Judicial) exam. After rendering excellent judicial service for 17 years he was promoted as District & Sessions Judge in August 1999. He was posted as Principal District & Sessions Judge of all most all the districts of Jammu province besides serving two times as Special Judge Anti-corruption Court Jammu. Because of his outstanding performance his services were placed at the disposal Chief Justice of the J&K High Court & served as Registrar Judicial, Principal Secretary to Chief Justice, Registrar Vigilance & Registrar General High Court. He was conferred Suppertime Scale on 05.01.2009. His over 28 years of service he proved his mettle by delivering various judgments of public interest on Civil & Criminal side besides deciding numerous accidents claims as President of the MACT Jammu & landmark judgment as Judge of the Anti-corruption Court Jammu. He has always maintained judicial decorum & dignity of the court wherever he was posted & his administrative qualities on all the prominent posts in the High Court administration. His last postingbefore elevation was as Judicial Member, J&K Special Tribunal (appellate authority).
Appointed as Additional Judge of High Court of Jammu and Kashmir on 08.03.2013.
Appointed as permanent Judge of High Court of Jammu and Kashmir vide Notification No. K.13021/03/2014-US.II dated 03.03.2015 and took oath of Office on 04.03.2015


Hon'ble Shri Justice Bawa Singh Walia, LL.B
Born on August 28, 1961 in Jalandhar, Punjab, His Lordship did ICSE from St. John's High School, Chandigarh in 1978, Bachelor of Arts from D.A.V. College, Chandigarh in 1982, LL.B. from the Panjab University in 1985 besides stood 1st Class 1st in Bachelor of Law in 1984 for which he was awarded Rai Bahadur Badri Dass Medal as well as Vice - Chancellor’s Merit Scholarship. 
His Lordship taught Law at the Department of Laws, Panjab University, Chandigarh as a visiting part-time faculty from 1990 - 96. 
His Lordship was enrolled as a member of the Bar Council of Punjab and Haryana in 1985 and practised in divergent fields of law. His Lordship remained Legal Advisor to the Punjab State Industrial Development Corporation Limited, Electronic Systems Punjab Limited, Punjab Information and Communication Technology Corporation Ltd., besides conducted cases on behalf of the Hon'ble High Court of Punjab and Haryana, Food Corporation of India and other organizations.
His Lordship was Senior Panel Counsel, Government of India for the Punjab and Haryana High Court, Chandigarh besides Additional Advocate General, Punjab w.e.f. November 1, 2012, till elevation as Additional Judge of the Punjab and Haryana High Court on September 25, 2014.
His Lordship on transfer took oath  as Additional Judge of High Court of Jammu and Kashmir on 12.02.2015.