About Chickmagalur Court

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Chikmagalur District was called Kadur District till 1947. It is situated roughly in the south-western part of Karnataka State. A large area of this district is ‘malnad’ i.e. a largely forested hilly region of heavy rainfall. The district takes its name from the head quarters town of Chikmagalur which literally means younger daughter’s town - Chikka + Magala + Ooru ( in kannada). It is said to have been given as dowry to the younger daughter of Rukmangada, the legendary chief of Sakrepatna. Another part of the town bestowed on the elder daughter is known as Hiremagalur. Chikmagalur District is blessed with pleasant nature and environment. On one side, there is the mountain range of western Ghat in which the highest Peak in Karnataka State i.e. Mullayyanagiri and next highest Peak of Kudremukh are there. There are famous pilgrim centers like Baba Budan Giri, Dathathreya Peetha, Sharada Temple of Sringeri, Annapoorneshwari Temple of Horanadu, Jwalamalini Temple at Narasimharajapura, which is also a Jain’s pilgrim Centre, and Sri. Rambhapuri Mutt at Balehonnur in Narasimharajapura Taluk. There is a famous National Park in Kudremukh, which consists of evergreen forest; Bhadra Wildlife Sanctuary and Bird’s Sanctuary at Uluve in Sringeri Taluk.

Location

The district is situated between 12o 54’42” and 13o 53’53” north latitude and between 75o 04’46” and 76o 21’50” east longitude. Its greatest length from east to west is about 138.4 kilometers and from north to south 88.5 kilometers .

History

In 1880s there were only two Munsiff Magistrate Courts, one at Narasimharajapura (previously called as Yedehally) and another at Chikmagalur. At that time, Kadur was the District headquarters. These two are the very old courts functioning since more than 125 years. The Munsiff Magistrate Court, Narasimharajapura at that time had the jurisdiction over Sringeri, Koppa, Narasimharajapura, Tarikere and Kadur Revenue Taluks and the Munsiff Magistrate Court, Chikmagalur had the jurisdiction over Chikmagalur & Mudigere Revenue Taluks. Thereafter, the Munsiff Magistrate Court, Tarikere was established on 01.10.1940 and it had the jurisdiction over Tarikere and Kadur Revenue Taluk. There was no Sessions Court in Chikmagalur district earlier to 01.11.1965 and all the Sessions and the cases triable by the District Judge were within the jurisdiction of District & Sessions Court, Shimoga. The then Shimoga Division consisted of Shimoga, Chitradurga and Chikmagalur district. The District and Sessions Court, Chikmagalur established on 1.11.1965 is at the heart of the city. Litigant Publics approach the Court with their grievances and for its redressal. The Court Complex is located at a distance of 200 feet from the Town Mahila Samaj and in the nearby vicinity of State Bank of Mysore, S.P Office, I.B., Income Tax Office, L.I.C. Office, District Central Library and other government offices.District There are Seven Revenue Taluks in Chikmagalur Revenue District, namely Chikmagalur, Mudigere, Kadur, Tarikere, Narasimharajapura, Koppa and Sringeri. The population of these Taluks are as under:

Population
Sl.No Taluks Estimated Population
1. Chikmagalur 341457
2. Kadur 319539
3. Koppa 94356
4. Mudigere 155416
5. Narasimharajapura 75828
6. Sringeri 40508
7. Tarikere 243143

Jurisdiction

The Prl. District and Sessions Judge is the functional Head of the District Judiciary. Apart from the Prl. Dist. & Sessions Court, NINE more courts are functioning in the Chikmagalur Court complex and ELEVEN Courts functioning in the six Talukas viz., Kadur, Tarikere, Mudigere, Narasimharajapura, Sringeri and Koppa. The date of establishment and the jurisdiction of the courts are as follows:

Jurisdiction of Courts
Sl.No Name of Court Date of Establishment Jurisdiction
1
Prl. District & Sessions Court, Chikmagalur 01.11.1965 Entire revenue District of Chikmagalur.
2
Additional District & Sessions Court, Chikmagalur. 05.12.1994 Entire revenue District of Chikmagalur.
3
Fast Track Court, Chikmagalur. 10.12.2003 Entire revenue District of Chikmagalur.
4
Labour Court, Chikmagalur. 01.01.1990 Revenue Districts of Chikmagalur & Hassan.
5
Prl. Senior Civil Judge & Chief Judicial Magistrate Court, Chikmagalur. 16.06.1964 Entire revenue taluks of Chikmagalur, Mudigere, Koppa & Sringeri on Civil side.
6
Addl. Senior Civil Judge & J.M.F.C. Court, Chikmagalur. 17.11.2008 Entire revenue taluks of Chikmagalur, Mudigere, Koppa and Sringeri on Civil side.
7
Senior Civil Judge & J.M.F.C. Court, Kadur. 07.04.2001 Entire revenue taluk of Kadur on Civil side.
8
Senior Civil Judge & Prl. J.M.F.C. Court, Tarikere 14.06.1980 Entire revenue taluk of Tarikere & Narasimharajapura, on Civil Side.
9
Prl. Civil Judge & J.M.F.C. Court, Chikmagalur. Between 1880-85 Entire revenue taluk of Chikmagalur.
10
I Additional Civil Judge & J.M.F.C. Court, Chikmagalur. 27.04.1985 Entire revenue taluk of Chikmagalur.
11
II Additional Civil Judge & J.M.F.C. Court, Chikmagalur. 01.01.2009 Entire revenue taluk of Chikmagalur.
12
Prl. Civil Judge & J.M.F.C. Court, Kadur. December 1968 Entire revenue taluk of Kadur.
13
I Additional Civil Judge & J.M.F.C. Court, Kadur. 20.03.1995 Entire revenue taluk of Kadur.
14
II Additional Civil Judge & J.M.F.C. Court, Kadur. 01.01.2009 Entire revenue taluk of Kadur.
15
Prl. Civil Judge & J.M.F.C. Court, Mudigere. 07.01.1983 Entire revenue taluk of Mudigere.
16
Addl. Civil Judge & J.M.F.C. Court, Mudigere. 16.03.1995 Entire revenue taluk of Mudigere.
17
Civil Judge & Addl. J.M.F.C. Court, Tarikere. 01.10.1940 Entire revenue taluk of Tarikere.
18
Civil Judge & J.M.F.C. Court, Narasimharajapura. Between 1880-85 Entire revenue taluk of Narasimharajapura.
19
Civil Judge & J.M.F.C. Court, Koppa. 25.03.1991 Entire revenue taluk of Koppa.
20
Civil Judge & J.M.F.C. Court, Sringeri. 25.03.1995 Entire revenue taluk of Sringeri.

Infrastructure

All the above mentioned Courts are housed in own buildings and they have been fully computerized. Now cause list, A-Diary, Case filing, Caveat filing, IA filing, judgment/orders, deposition etc., are done through computers with the help of court software named ‘Litigation Management System’ and ‘Data Base Management’. Enquiry Counter is set up in the District Court Complex and also Taluka Court complex to enable the Litigants to secure requisite information on case related matters. In the District Court complex , Video Conference facility is also available

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