Administrative Setup

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District and Sessions Judge is the Controlling Officer in respect of the Judicial Officers working in other Courts, functioning in this Division, except Presiding Officer, Fast Track Court and in respect of the ministerial establishment of this office.

          In the official hierarchy, the Superintendent Grade-I is having all over supervisory control on each official(s) of the office.  The dealing hands, including Senior Assistants of each branch, keep with them all files of the subject matters under their own custody.  The dealing hands or the Senior Assistants submit the cases/files to the Superintendent Grade-I.  He goes through the matters and initials with date or after making all possible solutions and suggestions, he submits the concerned file before District & Sessions Judge for taking final decisions(s).  On receipt back of the files/matters with decision/orders of the District and Sessions Judge, the draft is to be added by the dealing hands, unless the Superintendent Grade-I chooses to add the draft at his level. The files are being submitted for approval of draft before the authority concerned and after approval of the competent authority, the fair copies of drafts are typed.  The fair copies duly compared and initialed by the officials comparing the same are to be placed on the top of the file and sent to District and Sessions Judge for signatures.  The fair copies of drafts, after signatures are being dispatched by the concerned official to the quarter concerned.


          The norms set for discharge of its functions are in the form of High Court Rules and Orders Volume 1 to 4 and VI, including various rules, orders and instructions framed and issued by the Hon’ble High Court of Himachal Pradesh from time to time. Volume-1 of Circular order of the High Court of Himachal Pradesh came to be compiled in September, 1991 w.e.f. March, 1972 and mid July, 1991.  Volume-II of such Circular orders of the High Court of H.P. came to be compiled in April, 2002 w.e.f. mid of July, 1991 to March, 2002.

The rules are as under:-

A. Administrative Business

1.  The Himachal Pradesh Oath Commissioner (Appointment & Control) Rules, 1996.

2.  The H.P. Civil & Criminal Courts (Preparation and supply of copies of Records) Rules, 2000.

3.  The H.P. Subordinate Courts (Use, Maintenance and Control of Staff Cars) Rules, 1995.

4.  The High Court of Himachal Pradesh Guest House Rule, 2004.

5.  High Court of Himachal Pradesh (Use and Occupation of Sessions House) Rules, 2004.

6.  Maintenance of short hand Note Books Rules, 1989. 

B. Appointments 

1.   The Himachal Pradesh Subordinate Courts Staff (Recruitment, Promotion and Condition of Service) Rules, 1997.

2.  H.P. Subordinate Courts Typists (Grant of licence, Registration and Control) Rule, 2001.

C. Inspection

1.  H.P. (Inspection of Subordinate Courts by the District & Sessions Judge) Rules, 1998.

2.  H.P. (Inspection of the Subordinate Courts by the Presiding Officers of the Court) Rules, 1998.

3.  The High Court of Himachal Pradesh case Flow Management (Subordinate Courts) Rules, 2005. 

          In addition to the above rules, the Acts, Rules, Regulations, Instructions followed are as under:-

1.          F.R. & S.R.

2.          Leave Rules.

3.          T.A. Rules.

4.          L.T.C. Rules.

5.          Pension Rules.

6.          C.C.S. (C.C.A.) Rules, 1965.

7.          C.C.S. (Conduct) Rules, 1964.

8.          G.P.F. Rules.

9.          Medical Attendance Rules.

10.        Delegation of Financial Powers Rules.

11.        H.P. Financial Rules.

12.        Office Manual.

13.        There are other Rules/instructions, framed/issued by the State Govt. from time to time, applicable in its offices, duly adopted by High Court of H.P. for their applicability in the Subordinate judiciary.

           The documents relating to financial transactions are held by the Civil Nazir and Naib Nazir and are kept in the form of Registers, Cash Books, Ledger Books, files bills and voucher etc.  which are subject to audit.

           The service books of the establishment in the form of documents are held and kept by the English Clerk in the office.  These are also kept subject to verification by the audit department.

 

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