History of Courts

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Rich and Composite Heritage of Sangrur

 

`District Sangrur’ draws its name from its city Sangrur which is headquarter. Sangrur is bounded by Ludhiana, Moga, Bathinda and Patiala Districts of State of Punjab and by Hissar District of State of Haryana. It is directly linked by road with Chandigarh (127 Kilometer), Ludhiana (80 Kilometer), Bathinda (100 Kilometer) and Delhi (257 Kilometer). It falls on Ludhiana-Jakhal railway track. From the administrative point of view, District Sangrur is divided into five Tehsils(Earlier, Now Barnala is a separate District).The climate of District is dry with short monsoon and it is hot in summer and cold in winter.

 

Sangrur was Capital of Erstwhile Jind State and Raja Raghbir Singh kept his residence here. His elevation as Chief of State took place on 31.3.1874. It was he, who built a beautiful town constructing a bazaar on the pattern of famous pink city Jaipur with pucca shops. In those days there used to be located gates, temples and Gurudwaras on all four corners of city. The State was ruled by various Rulers prior and after Raja Raghbir Singh. At the time of independence, Raja Ranbir Singh was ruler of Jind State. With the integration of princely States of Patiala, Nabha, Jind, Kapurthaia, Kalsian, Nalagarh, it became a part of Pepsu State. Thereafter, the place was given status of District in 1948. Now Jind and Narwana are not the part of this District.

 

           Judicial Courts Complex, Sangrur

 

When the city was built, it was a walled city with gates in four directions. There was a Gurudwara and Temple built on each gate. With the passage of time, the gates have been demolished, but the Gurudwaras and Temples still exist and the Priests there of are paid salary by the Government.

 

There is an ancient Temple of Maha Kali Devi Ji built in 1867 where the people of area regularly pay obscene.There is a unique institution known by the name of 'Nagan Baba Ki Samadh'. It houses a Samadh, a Temple as well as Gurudwara and large numbers of the devotees visit the place daily.

The Darbar Hall built in or around 1865 still exists and is used as Museum". The roof of the Hall is beautifully painted and gives the look of fresh golden paint. "Takhat constructed in the Hall for sitting of Raja is still there and it looks as if the same has been recently built. Adjoining the Darbar Hall, there is a 'Banesar Bagh' in which marble baradari is surrounded by a big water channel. Now the said place has been used as a tourist attraction with the plying of paddle boats there.

Sangrur was separate and independent Sessions Division, which included Mohindergarh, Dadri, Narnaul, Jind and Narwana Districts which are now part of Haryana State. When Haryana and Punjab were bifurcated Mohindergarh Dadri, Narnaul, Jind and Narwana were segregated from Sangrur Sessions Division and transferred to Haryana State, where as Judicial Courts at Dhuri, Malerkotla and Rampura Phul which were part of Barnala Sessions Division were attached to Sangrur Sessions Division w.e.f. 01.11.1966.

Barnala started its independent working as a Sessions Division with effect from 06.07.2013.

District Sangrur has been the native place of many legal luminaries. Prominent among them are Hon'ble Mr. Justice Ashok Bhan, former Judge, Supreme Court of India, Hon'ble Mr. Justice M.M.Kumar, Hon'ble Mr. Justice S.S.Saraon and Hon'ble Mr. Justice A.N.Jindal, of Punjab and Haryana High Court who belong to this District.

BRIEF HISTORY OF SUB DIVISION SUNAM
Earlier city Sunam was District Headquarter of Patiala State and District and Sessions Judge along with other subordinate Courts used to sit at Sunam till the partition of country. Courts were housed in old fort. After partition, Princely states were united as Pepsu and Sangrur was declared headquarter and Sunam became a Sub Tehsil and one court of Sub Judge 1st class, was established there. In the year 1970, Sunam was designated a Sub Division. In the year 1981, the second Court was created and there are two posts of Civil Judges at Sunam. Previously, the Courts were housed in the Old Fort and with the efforts of Bar Association Sunam. in the year 1977, the Courts were shifted in the Tehsil Complex. The Judicial Complex was constructed in the year 1994, which is one of the modal judicial complex in Punjab.

BRIEF HISTORY OF SUB DIVISION DHURI
Judicial Courts at Dhuri were established and functioning since the year on or about 1910 in the present building which was newly constructed at the time of establishment of Judicial Courts by the then Maharaja of Erstwhile Patiaia State. Courts in City Dhuri were built by the then Maharaja of Erstwhile Patiaia State in or about 1900 A.D. and Judicial Courts were set up in or about 1910 by establishing, one Court of Sub Judge-cum-Judicial Magistrate in the beginning. Second Court of Sub Judge llnd Class-cum-Judicia! Magistrate 1st Class was set up in the year 1994. Courts in the present building are functioning from the very beginning which was constructed by the then Maharaja of Erstwhile Patiaia State.

BRIEF HISTORY OF SUB DIV. MALERKOTLA
The town of Malerkotla is situated on Ludhiana-Sangrur road and is a Sub Division of District Sangrur. It is also connected with rail link on Ludhiana-Jakhal track. The Railway Station was established here in 1902.

The town of Malerkotla is divided into two portions, Maler, the older Part, built by Sadar-ud-din in 1466, while Kotla owe its origin to Nawab Beyazid Khan in the year 1656. Malerkotla was a Mohammaden Pathan State. Its Ruler was of Afgan Descendants of the Sherwani family. Their ancestor, Sheikh Sadar-ud-din traveled from Kabul to Delhi and settled near present Malerkotla in 1450. Bahlol Khan Lodhi, the Governor of Lahore and Sirhind was passing by and decided to spend a night there. He got impressed by the piety and personality of Hazrat Sadar-ud-din and promised that if he becomes the King of Delhi, he would give his daughter's hand in marriage to Hazrat Sadar-ud-din.Bahlol Kan Lodhi took over the reins of Delhi Sultanete in 1451 and became the first Afgan Ruler of Delhi. He fulfilled his promise and gave 56 villages to his daughter
as a wedding gift.

It was Hazrat Sadar-ud-din who built the old city called Maler. His family flourished and ruled the State. Five generations later, the State was ruled by Beyazid Khan. The Rulers of the State quarreled with the neighboring six States of Patiala and Nabha. Later on entered into a treaty with those States.

When younger Sahabzadas of Guru Gobind Singh, the 10th and last Sikh Guru were ordered to be bricked alive by Wazir Khan, Governor of Sirhind; Nawab of Malerkotla named Sher Mohammad Khan who was present in the Court lodged vehement protest against the in-human act. But, Wazir Khan did not agree and Nawab of Malerkotla walked out of the court in protest.
Shri Guru Gobind Singh Ji on learning about this, profusely thanked the Nawab of Malerkotla and blessed him. In 1947 when riots broke out through out the country, no incident occurred in Malerkotla due to the blessings of the Guru.

After the fall of Kingdom of Maharaja Ranjit Singh, several movements were started to reform Sikhism. One of them was "Namdhari Movement' also known as Kuka Movement. This name is derived from the way these people recite Gurbani. The movement was spear- headed by Baba Ram Singh. They were against the British Rulers. In 1872, a group of Kukas attacked Malerkotla. 68 Kukas were captured out of which 66 were blown after tying them to the cannons at Malerkotla. In their memory a beautiful Kuka memorial has been built.

After Independence in 1947, Nawab Ikhtiar Ali Khan who was the Ruler of the State merged it with other nearby Princely States to create 'The Patiala and The East Punjab States Union'. Later on it became a part of the Punjab.
The Sub Division of Malerkotla consists of 199 villages having three towns i.e.
a) Malerkotla
b) Mandi Ahmedgarh
c) Amargarh

Malerkotla town is the only town in the State of Punjab where there is a huge population of Muslims.

The main occupation of the people is agriculture having a main crop of paddy and wheat. No river passes from this Sub Division, but it is surrounded by branches of Sirhind canal which originate from Satluj river in Ropar. Of late, there is industrial activity in this Sub Division. Cycle spare parts, Sports goods and Yarn etc are manufactured here. People also do embroidery work and town is also known for preparing of insignia.There is Dargah of Hazrat Haider Sheikh, where both Muslims and Hindus equally pay obeisance.Malerkotla has been native place of many legal luminaries. Prominent among those is the sitting Judge of Punjab and Haryana High Court Hon'ble Mr. Justice M.M.Kumar.Hon'ble Mr. Justice Gurnam Singh, Hon'ble Mr. Justice H.S.Rai, who adored the Bench of Punjab and Haryana High Court, belong to this place.Shri Tara Singh Cheema, Shri J.C. Aggarwal and Shri S.C.Modi hail from this place and retired as District and Sesions Judges.Pandit Chhatrajit was aprominent Civil lawyer of this place.Judicial Courts at Maierkotia were established and functioning since from very beginning. At present one Court of Addl.Civil Judge (Sr.Divn.) and two Courts of Civil Judge (Jr.Divn.) are functioning at Maierkotia.

Brief History of Moonak
Moonak was earlier part of Princely State of Patiala and was Tehsil Head Quarter having two courts of Naib Nazim(Civil and Criminal) and was in District Sunam(District of Princely State of Patiala), which had the court of Nazim (District & Sessions Judge and Deputy Commissioner). The courts of Naib Nazim at Moonak were abolished and withdrawn in 1929 A.D.Moonak remained part of princely State of Patiala till 20.8.1948 i.e. till the formation of Patiala and East Punjab States Union (PEPSU). Babu Brish Bhan Ji was a great freedom fighter, an intelligent Civil and Criminal lawyer, honest and upright politician and remained Pioneer of Parja Mandal Movement and fought against Imperialism, Feudalism, British Empire, Rulers, Rajas and Maharajas, a great man who had grave concern for the plight of small farmers and remained Chief Minister of PEPSU from 1953 to 1956 and during the tenure of Babu Brish Bhan Ji as Chief Minister PEPSU Legislation 'PEPSU Tenancy and Agricultural Lands Act' was enacted for the welfare, protection and security of tenants especially small tenants. Later on Babu Brish Bhan Ji also remained as Deputy Chief Minister of Punjab after the abolition of PEPSU and merger of PEPSU in Punjab.
Moonak is the 'Karam Bhoomi' of Babu Brish Bhan Ji and Moonak is famous by the name of Babu Brish Bhan Ji.

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