Family Court

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The Family Courts Act, 1984 provides for establishment of Family Courts by the State Governments in consultation with the High Courts with a view to promote conciliation and secure speedy settlement of disputes relating to marriage and family affairs and for matters connected therewith. Under Section 3(1)(a) of the Family Courts Act, it is mandatory for the State Governments to set up a Family Court for every area in the State comprising a city or a town whose population exceeds one million. In other areas of the States, the Family Courts may be set up if the State Governments deems it necessary.

 

(i) To create a Specialized Court which will exclusively deal with family matters so that such a court may have the necessary expertise to deal with these cases expeditiously. Thus expertise and expedition are two main factors for stablishing such a court;

(ii) To institute a mechanism for conciliation of the disputes relating to family;

(iii) To provide an inexpensive remedy;

(iv) To have flexibility and an informal atmosphere in the conduct of proceedings.

  1. The Family Courts Act, 1984

 

                                           

                                  Dr. Pragya Pachouri

                       Judge Family Court, Rajnandgaon