District Court Almora

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      Welcome to District Court Almora

 (Uttarakhand)

       District Court & Outlying Courts, Almora are established by State Government in consultation with the High Court, Uttarakhand considering the number of cases, topography of the place and population distribution in the district.

There are three tier systems of courts functioning at the district level. These district courts at various levels administer justice in Uttarakhand under administrative and supervisory control of the High Court of the State.

The highest court in each district is that of the District and Sessions Judge. This is the principal court of civil jurisdiction, which derives its jurisdiction in civil matters. This is also a court of sessions and sessions cases are tried by this court. In Almora district, there are courts of Additional District & Sessions Judges. The court of District & Sessions Judge and the court of Additional District & Sessions Judge have equivalent jurisdiction.On the criminal side, jurisdiction is almost exclusively derived from Code of Criminal Procedure. This code sets the maximum sentence which a Sessions court may award, which currently is capital punishment subject to be confirmed by the High Court under Section 366 of the Code of Criminal Procedure, 1973. The District Judge also acts as the presiding Officer of the Motor Accident Claims Tribunal dealing with the cases of Motor Accident. Beside this, certain matters on criminal or civil side cannot be tried by a court inferior in jurisdiction to a district court, if the particular enactment makes a provision to the effect. This gives the District Court original jurisdiction in such matters.

However, in every district, the District & Sessions Judge has supervisory and administrative control over all the Judges/Judicial Magistrates, including decisions on allocation of work among them. Being the highest judge at district level, the District & Sessions Judge also manages the state funds allocated for the development of judiciary in the district.

The court of Chief Judicial Magistrate and the court of Judicial Magistrate Ist Class are functioning in Almora district. The Chief Judicial Magistrate is subordinate to District & Sessions Judge and every other Judicial Magistrate is subject to the general control of District & Sessions Judge is subordinate to the Chief Judicial Magistrate. The Chief Judicial Magistrate in consultation with District & Sessions Judge distributes the business among the Judicial Magistrate subordinate to him. Beside these Courts.

In Almora district there are many other courts subordinate to the courts of District and Sessions Judge, either at Headquarter or at outlying Tehsil in the district. These subordinate courts usually consist of the Courts of Civil Judge, (Senior Division), Civil Judge, (Junior Division) on the civil side. The court of Civil Judge (S.D.) is having unlimited pecuniary jurisdiction and the pecuniary jurisdiction of the Civil Judge (J.D.) is presently Rs. 1 Lac.

In Almora District a Consumer Forum and Juvenile Justice Board are established to deal with the cases of consumers and juveniles respectively.The District & Session Judge is the chairman of Consumer Forum and civil judge, (Junior division) Almora is principle magistrate of Juvenile Justice Boards.

To provide the legal aid to the needy people, in Almora district, the District Legal Services Authority is also functioning in the chairmanship of the District Judge.

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