Jurisdiction

Page Type

Rewari Sessions Division is headed by District & Sessions Judge, Rewari. Rewari Sessions Division came into existence on 09.05.2005. Earlier to it, Rewari district was a part of Narnaul Sessions Division. Sessions Division has sanctioned strength of a District and Sessions Judge, Additional District and Sessions Judges,Civil Judge (Senior Division),Chief Judicial Magistrate, Additional Civil Judge (Senior Division),Civil Judges (Junior Division), Special Judicial Magistrate and Sub-Divisional Judicial Magistrate at Sub-Division, Kosli. 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 Rewari and also of the appellate courts is unlimited.