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NASHIK DISTRICT COURT

History of District Court, Nashik

          Nashik comes in western Maharashtra region. Nashik District lies in the north-west part of the State. Nashik is situated on the Deccan Plateau being about 600 meters above mean sea level. Weather is pleasant throughout the year. Jalgaon and Aurangabad Districts lie to the east of Nashik District. To its south lies Ahmadnagar District. To its west there are Thane District and a part of Gujrath State. Dhule District and a part of Gujrath lie to its north.

          Nashik District came under the regime 'Chalukat' and then `Rajkut' and again under the regime of `Chalukat'. From the period of end of 12th century A.D. till 1312, it was under the regime of Yadavas of Devgiri. After 1313, it was under the regime of rulers of Delhi for a short period and subsequently formed to be a part of Bahamani State of Gulbarga and it was under that regime from 1347 to 1390. And from 1390 till the middle of 17th century, it was ruled by the Nizams of Ahmednagar and was set free from their rule by Chhatrapati Shivaji Maharaj. After that, during the rule of Emperor Aurangjeb, he merged this place of Nasik into Mughal's empire and named the city of Nasik as `Gulshanabad'. Subsequently, Chhatrapati Shahu Maharaj set free Nashik (Gulshanabad) from the Mughal's rule and then from 1818 ie until the decline of Peshwas, Nasik was under the British rule till India got freedom.

         Nashik District was then divided into two parts during the time when British started its ruling. `Peth' was the place of office of Additional Collector and `Thane' was a District place, which was the office of the Collector. The offices of Police Headquarters and Superintendent of Police were also at Thane, which is apparent from the letters of Shri. H. B. Bowell dated 30.12.1857 and 4.1.1858 delivered to the then Collector of Thane Shri. Morgan. During the period of 1857 and 1858, the first Assistant Magistrate was the Assistant Collector and it appears that Police Superintendent also exercised the power to try Criminal Cases. As mentioned in the letter of Shri. Bowell dated 1.1.1858, the Magistrate of Peth had tried the case against Raje Bhagwantrao Neelkanthrao Pawar and sentenced him to death for the crime of waging war, by hanging which was executed in public in front of Court of Peth. Shri. Bowell had also sentenced 13 people to life imprisonment, earlier known to be as the punishment of `Kala Pani'. Also Capt. Walkar who was then Police Superintendent, had punished Dhondu Kali Vallabh and 13 others. The present southern part of Nashik District i.e Nashik, Sinnar, Niphad, Yeola the area of these Talukas was included in the Ahmednagar District. The Court of District and Sessions Judge was not in existence in Nashik District till 1884. It was established in Nashik in the year 1884 and started functioning in 1885.

          The old District Court Building is built in black Stone in British Regine and the new one is built in the year 2005. The new building of District Court is inaugurated on 18 September, 2005 at the auspicious hands of Honourable Shri. Justice Dalveer Bhandari.

          There are 15th Talukas in this District Total 73 Courts included Taluka Courts are functioning. The First District Judge was Mr. M. B. Bekar, who has presided over for the period 1885-1891. Ku. I. K. Jain is presenting presiding over as Principal District and Sessions Judge, w.e.f. August, 2013.

         On establishment of Court of District and Sessions Judge at Nashik i.e from 1885 to 2009, the following Judges had presided over as District & Sessions Judge of Nashik.

  Sr.No.    Name of the District Judge    Period

  1. Mr. M. B. Baker   1885-1891
  2. Mr. G. C. Whitwhorth 1891-1892
  3. Mr. Anwin 1893-1896
  4. Mr. J. B. Alock 1896-1900
  5. Mr. J. J. Hiton  1900-1905
  6. Mr. B. C. Kenedy 1905-1911
  7. Mr. C. E. Palmer  1911-1913
  8. Mr. F. K. Wide 1913-1917
  9. Mr. C. A. Kinkid  1917-1918
  10. Mr. Balakram  1918-1919
  11. Mr. S. J. Murphy 1919-1921
  12. Mr. M. S. Advani 1921-1923
  13. Mr. M. L. Kadri 1924
  14. Mr. S. H. Suckers 1924-1925
  15. Mr. N. S. Lokur 1925
  16. Mr. J. F. Kirk 1926-1927
  17. Mr. G.C. Shenon 1927-1928
  18. Mr. S. R. Macline 1928-1931
  19. Mr. K. D. Vasudev 1931-1936
  20. Mr. P. N. Moos 1936-1938
  21. Mr. S. C. Kavishwar 1938
  22. Mr. K. M. Bhise 1939
  23. Mr. C. B. Nagarkar 1940-1941
  24. Mr. C. C. Hulkoti 1941-1942
  25. Mr. G. H. Googly 1942-1947
  26. Mr. B. C. Vakil 1947
  27. Mr. B. V. Paymaster 1947-1948
  28. Mr. B. C. Vakil 1948-1949
  29. Mr. G. N. Katre 1949-1952
  30. Mr. V. A. Naik 1952-1954
  31. Mr. A. A. Shaikh 1954
  32. Mr. T. P. Ghogale 1954-1957
  33. Mr. L. M. Paranjape 1957-1958
  34. Mr. N. S. Bhopali 1958-1959
  35. Mr. D. P. Shikhare 1959-1961
  36. Mr. D. G. Gatne 1961
  37. Mr. N. D. Kamath 1961-1963
  38. Mr. D. G. Gatne 1963-1968
  39. Mr. N. A. Aathalye 1968-1969
  40. Mr. K. R. Powar 1969-1971
  41. Mr. C. A. Phadkar 1971-1974
  42. Mr. M. R. Waikar 1974-1976
  43. Mr. N. S. Manudhane 1976-1977
  44. Mr. N. V. Saswadkar 1977-1980
  45. Mr. K. N. Patil 1980-1983
  46. Mr. P. N. Behere 1983-1985
  47. Mr. M. A. Dhawale 1985-1986
  48. Mr. M. S. Vaidya 1986-1987
  49. Mr. I. G. Shah 1987-1989
  50. Mr. J. G. Chitre 1989-1992
  51. Mr. B. P. Shah 1992-1994
  52. Mr. P. B. Deshpande 1994
  53. Mr. C. G. Bias 1995
  54. Mr. P. S. Mane 1995-1996
  55. Mr. S. D. Gundewar 1996-1997
  56. Mr. D. S. Zoting 1997-1999
  57. Mr. A. V. Bhalerao 2000-2002
  58. Mr. V. K. Deshpande 2002-2004
  59. Mr. A. N. Yadav 2004
  60. Mr. V. B. Patil 2005-2007
  61. Mr. R.Y.Ganoo 2007-2008
  62. Mr. P.D. Kode 2008-2009
  63. Mr. R.B.Malik 2009-2010
  64. Mr. C.V. Bhadang 2010-2012
  65. Mr. Pukhraj R. Bora 2012-2013
  66. Ku. I. K. Jain 2013-2014
  67. Shri. A.D. Karanjkar 2014 - Onwards

          The Court of Civil Judge, Junior Division was established at Malegaon in the year 1891 in the existing court building. The Sessions Court was established at Malegaon from 29th October 1988, in the said building of Civil Judge, Junior Division, Principal court presided over by an Additional District & Additional Sessions Judge to cover the areas comprising the Revenue Talukas of Malegaon, Nandgaon & Satana. The Court of Civil Judge, Senior Division was established at Malegaon w.e.f. 1st January 1990, to cover the areas comprising the Revenue Talukas of Malegaon, Nandgaon & Satana. Niphad is another Taluka place in this District. The Court of Civil Judge & JMFC Niphad established in the year 1964 in the rental premises. Thereafter a separate building was constructed for the said Court in the year 1979. The Court of Civil Judge Senior Division was established in the year 1993, to cover the areas comprising the revenue Talukas as Niphad, Yeola, Chandwad & Pimpalgaon. The Court of Sessions Division is established from 20 June 1999, in the existing Court building. Principal Court is presided over by District Judge-1. There are Civil Courts at Satana, Sinnar, Nandgaon, Dindori, Chandwad, Kalwan, Yeola, Pimpalgaon(B), Manmad City, Manmad (Rly) and Nashik-Road, Motor Vehicle Court.

Other relevant information :-

Milestones in the history of Nashik
Some of the major events in the history of Nashik are :

1840 : Sarvajanik Vachanalaya established. (Public Library).
1854 : Sharanpur Colony formed.
1861 : Deolali Cantonment formed.
1862 : Nashik Road railway station was built.
1864 : Nashik Municipality formed.
1869 : Nashik District formed.
1894 : Saint Andrew Church built.
1894 : Construction work for Victoria Bridge started.
1910 : Police Training College established.
1922 : Distillery started at Nashik Road.
1927 : Security Press formed at Nashik Road.
1941 : Artillery Center migrated to Nashik Road form Quetta in Pakistan.

          Krantiveer Vasantrao Narayanrao Naik son of the soil, who contributed in a freedom fighter and was known as “Krantiveer”.

          He was born in Sinnar Taluka of Nashik district and has revolutionary life. He inspired by the call given by Krantisingh Nana Patil of Patri Sarkar. He therefore contributed in many revolutionary activities for freedom from British India. After independence, under his leadership as a Chairman of “Maharashtra State Road Transport” the entire organization of S.T. Mahamandal is established in Maharashtra.

          He was convicted in a political trial in the year 1940. After release from jail he participated in “Quit India” movement under the leadership of “Father of our nation Mahatma Gandhi”. Many people were infringed in jail as they participated in the said movement. Krantiveer Naik was underground for some period and by ultimate sacrifice, contributed for the said movement.

          The English Government has published a notification under “Defence of India Act” dtd. 19.12.1941. As per said notification entire property of Vasantrao Naik was attached.

          Family members were tortured. Ultimately on 17.07.1944. Vasantrao Naik was arrested at Nashik. Sessions Case No. 57/1944 was lodged before Sessions Judge Shri. G. H. Gugooli ( I.C.S.). The said matter commenced on 23.10.1944 and compiled on 28.10.1944. The said trial was attended by various citizens, students and huge followers of Vasantrao Naik. Perhaps this is the trial where highest number of citizens have attended the court for witnessing the said trial.

          On behalf of Govt. public prosecutor Shri. Nanasaheb Gadgil was appointed. On behalf of accused Vasantrao Naik, the famous senior advocate Shri. Jape Barrister Pardiwala appeared. They were assisted by the members of Nashik Bar Association Shri. Madhavrao Janorkar, R.H. Gadre, Wamanrao Yardi and leader of Maharashtra Shri. Bhausaheb Hire.

          21 witnesses were examined and through it was a era of British Rule with British Judge, the defence was so strong and perfect that Judge Gugooli has acquitted Shri. Vasantrao Naik on 06.01.1945.

          The Main contention in the case was that, by remaining underground Vasantrao has raised the political movements and has caused a war against Government and therefore under Sec. 6 of Restriction And Retentions Ordinance 1944, he has committed a crime and charge was accordingly framed. The defence of accused was that he was never underground, he was meeting everybody including Police and therefore was not underground. Ultimately it was contended by the accused that the provisions of above Ordinance are not applicable and therefore the notification is wrongly applied. Ultimately the Judge has held that there is no sufficient evidence to held that Krantiveer Vasantrao was underground and therefore defence of accused was accepted.

         The citizen of Nashik had no opportunity of hearing trial, which is quoted as one of the trial of freedom fight of India. Many learned senior counsels, barristers outside Nashik as well as form Nashik Bar Association, has advanced an intellectual arguments, which are still remembered today. Because of said trial name of Nashik District Court is also recorded in a history of Freedom Fight, for which we all Nashikkar are proud of and also our further generation will be proud of it.

JACKSON MURDER CASE

Story of The Nashik Conspiracy
The Mitra Mandal

          The evidence in this case establishes that prior to the year 1906, an association of young men, mostly Brahmans, existed in Nashik under leadership of Ganesh & Vinayak Savarkar which was known as the Mitra-Mela. In it were reproduced the features of other similar associations in the Deccan to which reference has already been made. Exciting songs were prepared for the Ganpati & Shivaji festivals & the members of the Mitra-Mela used to join in singing these songs either in procession or in the precincts of some temple or other place of assembly. Physical instruction was given to members by one of the witnesses in this case & by a Mahomedan brought for the purpose from Baroda. The activities of the association did not, however, cease there for we have evidence, which we accept as true, that meeting were held at the house of Ganesh Savarkar & Aba Darekar, one of the song-writers of the association, at which the biographies of patriotic revolutionists were read & re-read, the particular favorites being Mazzini, Shivaji & Ramdas where discussions were carried on with regard to the means for attaining independence for India. At these meeting the methods advocated were the education of public by means of lectures, books & songs, & the preparation for rising against the British Rulers by collection of arms & ammunition. We have examples of inflammatory speeches delivered by Vinayak & Narayan Savarkar & by Mahadev Bhat, & a photographs of number of members of the Mitra Mela, several of whom are among the accused, grouped round Vinayak Savarkar of whom are among the accused, grouped round Vinayak Savarkar in which four or five pictures of Shivaji, A board bearing the words “Vande Mataram” & a book bearing the name of Mazzini on the outer cover are prominently displayed, which corroborate the general description of the aims & methods of the association given by the witnesses. The photograph Exhibit A-271, to which reference has been made, marks an important stage in the history of the association. Its occasion was the impending departure of Vinayak Savarkar for England in the middle of June 1906, a step which he was enabled to take owing to his being the recipient of a scholarship given by Shamji Krishna Varma, the founder of the India House at Highgate. Up to the time of his departure, Vinayak Savarkar had been one of the most active & probably the most stimulating of the members of the Mitra Mela. In the early part of 1906 speeches were delivered by him in Poona & in Nashik the object of which was to arouse the country & to suggest how by means of mental training & amp; physical exercises, preparation might be made for successful revolt.

          The following persons were arrested in connection with the murder of Mr. Jackson. The Collector of Nashik, on the night of the 21st December, 1909:- Made statement on Anant Laxman Kanhere 21st December 1909. 21st December 1909 Krishna Gopal Karve 24th December 1909 6th January 1910. Vinayak Narayan Deshpande 23rd December 1909, 6th January 1910. Shankar Ramchandra Soman 23rd December 1909, 6th January 1910. Waman Daji Narayan Joshi 30th December 1909 4th January 1910. Ganesh B. Vaidya 22nd December 1909 2nd January 1910. Dattatrya Pandurang Joshi 22nd December 1909 5th January 1910.

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