Jurisdiction

Page Type

Chandigarh Sessions Division is headed by District & Sessions Judge, Chandigarh. Chandigarh Sessions Division came into being on 01.11.1966 when with the bifurcation of the states of Punjab and Haryana and creation of Chandigarh as a Union Territory. Sh. J. Singh was posted as first District & Sessions Judge at Chandigarh and a court of Senior Sub Judge was also created. Presently, Sessions Division has sanctioned strength of one District & Sessions Judge, eight Additional District & Sessions Judges, a Special Court to try CBI cases relating to Prevention of Corruption Act matters, a court of Civil Judge (Senior Division), a court of Chief Judicial Magistrate and 18 courts of Civil Judges (Junior Division) with 2 special Courts dealing with u/s 138 of Negotiable Instruments Cases. All of the Civil Judges also exercise the powers of Judicial Magistrates and Rent Controllers. The District & Sessions Judge and Additional District & Sessions Judges exercise powers of Appellate Authority under the East Punjab Urban Rent Restriction Act and as Motor Accident Claim Tribunal. The pecuniary jurisdictions of Civil Judges at Chandigarh and also of the appellate courts is unlimited.

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