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Organization Chart

Page Type

Note: Strength of Judicial officers depicted in the Organisation Chart is based on the constitution of civil and criminal courts under Notification No. A. 12011/32/06-LJE Dated Aizawl, the 23rd Mach/2011Vide, Mizoram Gazette, Extra Ordinary; Vol. XL, 28.3.2011, Issue No. 144.

Jurisdiction: 

Constitution of civil and criminal courts made under Notification No. A. 12011/32/06-LJE Dated Aizawl, the 23rd Mach/2011Vide, Mizoram Gazette, Extra Ordinary; Vol. XL, 28.3.2011, Issue No. 144 delineated territorial jurisdiction of both civil and criminal courts with an area of Saiha revenue district within the ambit of the jurisdiction of District Court (Court of District & Sessions Judge), Lunglei Judicial District, Lunglei.

In civil cases, pecuniary with less than rupees two lakhs were dealt with by the Hon’ble court of Civil Judge and the rest (subject to subject matter jurisdiction) were dealt with by the Hon’ble court of Senior Civil Judge. Criminal cases were proceeded in line with the Code of Criminal Procedure, 1973 in respect of jurisdictions etc. within the aegis of Hon’ble Sessions Judge, Lunglei Sessions Division, Lunglei.

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