Guidelines- Complaints Against Subordinate Judiciary

Page Type

Complaints / Grievances

 

            A complaint/grievance cell is functioning in Hon'ble High Court of Kerala. Any genuine written complaints regarding the functioning of courts or staff working in the courts shall be send along with full name and address of the complainant to the below mentioned address:

 

The Registrar (Subordinate Judiciary),

Hon'ble High Court of Kerala,

Kochi- 682031.

 

          

Guidelines for dealing with complaints against the Subordinate Judiciary

The Following guidelines should be followed while making complaints againt the members of the subordinate judiciary,

1. The complaint making allegations against the members of subordinate judiciary shall not be entertained unless it is accompanied by a duly sworn affidavit and variable material to substantiate the allegations made therein.

2. The action on such complaint meeting the above requirement is deemed necessary authenticity of the complaint should be duly ascertained and further steps will be taken after satisfaction of the competent authority designated by the Chief Justice of the High Court.

3. If the above requirements rare not complied with, the complaint shall be filed/loged without taking any steps thereon.

 

 

 

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