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Right To Information

Page Type

 

DISTRICT AND SESSIONS

COURTS, SIRSA

 

(Information on 16 Manuals under Section

4(1) (b) of the Right to Information Act, 2005)

 

MANUAL 1

The Particulars of its Organization, Functions and Duties Particulars

 

Name of the Organization : Office of District & Sessions Judge, Sirsa.

 

This organization is sub-ordinate

institution of the Hon’ble Punjab &

Haryana High Court, Chandigarh.

 

Functions of the Organization : The  organization have it’s two
main functions.

 

 

i) Judicial Function and

ii) Administrative Function.

 

Duties of the Organization :

i) To exercise the control over all it's subordinate Courts functioning in it's territorial jurisdiction.

 

ii) To distribute the various grants amongst it's subordinate authorities received from the Government, time to time.

 

iii) To deal with the all correspondence relating to Hon'ble High Court and the Department of Law & Justice, Government of Haryana.

 

iv) To administer justice as per the various legislation/ statutes.

 

v)To Class-IV Govt. Servants with the help of Advisory Committee.

 

vii) To promote the officials to the higher responsible posts.

 

viii)To handle the administration in view of the procedural laws, Punjab Civil Services Rules applicable in State of Haryana, the Government Resolutions and the Notifications issued by the High Court.

 

ix)In exercising the duties of administrative nature, the organization deals with the Transfers of it's employees, departmental inquiries of the employees etc.

 

x) The Head of the Organization-

The Principal District & Sessions Judge is the Chairman of District Legal Services Authority, Sirsa under which the Lok-Adalats, Seminar on various legal subjects are being held under his Supervision.

Rania, PP Kariwala

 

MANUAL 2

The Powers and Duties of Judicial

Officers & Employees

 

There are following cadres of the Judicial Officer/s :

i) The District & Sessions Judge

ii) The Addl. District & Sessions Judge,

iii) The Additional District & Sessions Judge (Adhoc),Fast Track Courts

 

The above Judicial Officers/Judges deals with the matters pertaining to the appellate side and cases triable by the sessions only and also the matters under Special Act and Motor Accident Claims Petitions.

 

iv) The Civil Judges (Senior Division):-

The above Judicial Officers/Judges deals with the matters of Civil nature having unlimited pecuniary jurisdiction. The suits against the

Government are also being heard and decided by these Judicial Officers/Judges.

v) The Chief Judicial Magistrates :-

To deal with all types of Criminal matters excluding the cases triable by the Court of Session.

 

vi) The Civil Judges (Junior Division) and Judicial Magistrate First Class.

I) To deal with the matters of civil nature having jurisdiction up-to Rs. 10 lac.*  
(* Refer to Hon’ble Punjab and Haryana High Court Notification No. 09 Gaz. II / XXI.C.35 Dated 05/02/2014)

 

ii) To deal with the matters of criminal nature excluding triable by the Court of Session and also excluding the cases having exclusive jurisdiction to the Chief Judicial Magistrate.

 

Powers & duties of Employees

 

The various categories of the employees of organization are as under;

 

Class-A : Court Manager

 

Chief Administrative Officer/     Superintendent

 

Class-C : Reader Grade I, II & III,

Stenographer Grade I, II & III

Graduate Clerks, Ahlmads, Clerks

Driver

Bailiff

 

Class-D: Process Server

Peon/ Watchman /Mali/Orderly

Peon/Waterman/Record-lifter/           Usher/Sweeper/Chowkidar

 

Duties of Employees

 

Court Manager

  1. Case Flow Management

  2. Human Resource Management

  3. Budget Management

  4. e-management

  5. Stock management

  6. Data management

  7. Infrastructure management

  8. Security management

  9. Record maintenance

  10. Looking after copy agency

 

Superintendent/ Chief Administrative Officer

To supervise over the employees of Class-III and Class-IV and to assist the Head of the Organization in Administrative/Judicial works.

 

Reader Grade I, II , III

To perform  the work of Bench , Statistics, Correspondence ,Accounts, Establishment in District Court as well as in subordinate Courts

 

Stenographer Grade I , II, III

To note down evidence in English on Typewriter/ Computer.

 

To take dictation  of the Judges of Appellate Authorities in cases and transcribe the same

 

To take down evidence in English on Typewriter/ Computer To take dictation in cases of the Judges.

 

Ahlmads

To have the custody of cases instituted in the respective Court, to look after the maintenance of those cases and to do the work as per procedural laws and the duties assigned by the Head of the Organization and by the Presiding Officer of the Court.


 

Clerks

To do work of offices of the Presiding Officers on different posts like bill Clerk, Lib. Clerk, Copy Clerk, Copyist etc.

 

Bailiff/ Process Server

To serve the summonses, notices & to execute warrants issued by the Court/s.

 

Peon

To obey the orders of Presiding Officer, to do the work of cleaning of court halls, to disRania, PP Kariwalatribute the dak etc.

 

Chowkidar

To watch the Court building & premises.

 

Sweeper

To clean the Court premises, lavatories etc.

 

MANUAL 3

The Procedure followed in the decision making process, including channels of supervision and accountability.

 

The below listed rules, regulations, instructions, manuals, records are held by the organization or are being used for its control or discharging its functions by the employees

 

1. The Civil Manual, 1986.

2. The Criminal Manual, 1980.

3. The Code of Civil Procedure, 1908.

4. The Code of Criminal Procedure, 1973.

5. The Punjab Civil Services Rules.)     As applicable in the

6. The Punjab Budget Manual,       )    State of Haryana.

7. The Punjab Financial Rules,       )

8. The Punjab Treasury Rules        )

9. High Court Rules & Regulations Vol.I, II, III, IV,V & VI)

 

10. The various Government Resolutions, Circulars Gazettes etc. issued by the Government of Haryana and the Resolutions, Circulars and Notifications issued by the Hon'ble High Court, from time to time.

 

MANUAL 4

The norms set by it for the discharge of its functions.

 

The particulars of any arrangement :

Take exists for consultation with

Or representation by, the members

Of the public in relation to the

Formulation of its policy or

Implementation thereof

 

MANUAL 5

The Rules, regulations, instructions, manuals and records held by it or under its control or used by its employees for discharging its functions

 

A statement of the categories of :   The following registers/

documents that are held by it or documents are            under its control. Maintained by this

maintained

 

1. The Kaccha Register for Civil & Criminal Side

2. The separate registers for the registration of Special Civil Suit, Regular Civil Suit, Small Cause Civil Suits, Regular Darkhast, Precepts, etc. are being maintained by the subordinate Courts.

3. The separate registers for the registration of Regular IPC cases, Act Cases, Summary IPC cases and Miscellaneous Criminal Cases etc. are being maintained by all the Judicial Magistrates.

4. The separate registers for the registration of Regular Civil Appeal, Miscellaneous Civil Appeal and Motor Accident Claims Petitions and it's execution are being maintained in Appellate Court/s.

5. The separate registers for the registration of Sessions Trial Cases, Special Criminal Cases, Criminal Revisions and Miscellaneous Criminal Applications filed before the Sessions Court/s.

6. The Daily Boards, Memorandum Books, Daily Court Fee Registers, Writ Registers and various other Registers are being maintained as

per the Civil and Criminal Manual.

7. For the purpose of maintaining Accounts of the organization, the registers. i.e. The Book for Receipts for money paid into Court, Register of deposit receipts-"C" Register, the Register of deposit payment-"D" Register, the Register of attached property produced in Civil Proceedings-

"F" Register, the Register of Money received on account of subsistence money of Civil Prisoners-"G" Register, the register of payment on account of subsistence money-"H" register, the Cash Book-I, the Ledger Book-J, the Treasury Pass Book-K, the Treasury Cheque Book-L, the register of applications for refund of lapsed deposit, and other various registers are being maintained as per the Civil and Criminal Manuals.

8. Service Books of Officer/s and employee/s, GPF Account of Class-IV Govt. Servants, Muster Roll of Class-III and IV Govt. Servants, List of disposed-of records deposited in Judicial Record Room. The disposed of records of all the Courts are deposited in Judicial Record Room, Sirsa and Dabwali  and preparation of certified copies in disposed of cases are being prepared and delivered by the Record Keeper(Record Room).

 

MANUAL 6

A statement of the categories of documents that are held by it or under its control.

 

A statement of the boards, The information as relates to

councils, committees and this issue/point so far as it

other bodies consisting of organization is concerned is

two or more persons "Nil".

constituted as its part.

 

MANUAL 7

The particulars of any arrangement that exists. For consultation with, or representation by, the members of the public in relation to the formulation of its policy or implementation thereof.

The names, designations and other particulars of the Public

Information Officers are as follows:

Sr. N0

Name of the Court

Assistant Public Information Officers

Public Information Officers

Appellate Authority

1

a) Court of District & Sessions Judge and Court of Additional District and Sessions Judges at District Head quarters

b)Court of Additional Distt. & Sessions Judge at places where there is no District & Sessions Judge

Chief Ministerial Officer of the Court of District & Sessions Judge,

Sr.Ahlmad/  Stenographer

Chief Administrative Officer/Supdt. In the office of District & Sessions Judge

Chief Ministerial Officer of the Court of Senior Most Additional District & Sessions Judge,

District and Sessions judge of the respective Sessions Division.

Senior Most Additional District & Sessions judge

2.

Court of Civil Judge       (Senior Division)

Chief Ministerial Officer of the Court

Clerk of Court of the Office of Civil Judge (Senior Division)

Civil Judge (Sr.Divn.),

3

Court of Chief Judicial Magistrate

Senior Most Ahlmad/ Stenographer

Chief Ministerial Officer of the court

Chief Judicial Magistrate

4

Court of Civil Judge situated at places other than the District head Quarters

Senior Most Ahlmad/ Stenographer

Chief Ministerial Officer of the Senior Most Judicial Officer

Senior Most Judicial Officer

5.

Court of Judge Small Cause

Chief Ministerial Officer of the respective Court

Registrar, Small Cause Court

Judge, Court         of  Small Cause

6.

Court of Additional Civil Judge (Sr.Divn.), or Court of Senior Most Civil Judge at Sub Division level

Senior Most Ahlmad/ Stenographer

Chief Ministerial Officer of the Senior Most Judicial Officer

Senior Most Judicial Officer

 

MANUAL 8

A statement of the boards, councils, committees and other bodies consisting of two or more persons constituted as its part or for the purpose of its advice, and as to whether meetings of those boards, councils, committees and other bodies are open to the public, or the minutes of such meeting are accessible for public.

 

The procedure followed in the Decision Making Process

 

  • The Officers follow the procedure as laid down in the laws and manuals and directions issued by the Hon'ble High Court.

 

  • The employees working in the various courts and sections follow the procedures laid down in the manuals and directions of the Judicial officers.

 

  • The Principal District & Sessions Judge, Sirsa, supervises the work of the organization and exercises control over it. Likewise, he distributes the grants received from the Government amongst the subordinate authorities for its appropriate expenditure.

 

  • The subordinate authorities submit various types of returns and information to the Head of the Organization for onward transmission to the Hon'ble High Court monthly, quarterly, half-yearly, yearly and whenever sought for.

 

  • The Civil Suits initially/firstly are presented before the Civil Judge (Senior Division) and after its registration the suits are being allocated amongst the other Civil Judges by rotation except special jurisdiction.

 

  • The Criminal cases are initially filed by the concerned Police Authorities before the Court of Chief Judicial Magistrate and after its registration the cases are made over to the another Judicial Magistrate/s for disposal according to law, except the cases triable under section 409 of I.P.C.

 

  • The cases exclusively triable by the Court of Sessions are being committed to the Court of Sessions by the concerned Judicial Magistrate for being tried according to law.

 

MANUAL 9

A directory of its Officers and employees

LIST OF TELEPHONE NUMBER OF JUDICIAL OFFICERS

 

Sr. No.

Name and Designation of the Officers posted at Sirsa HQ.

Office Telephone Numbers
STD Code-01666

1

Mrs. Bimlesh Tanwar,                             District & Sessions Judge, Sirsa.

247027    

2

Shri Jai Bhushan Gupta,

Addl.District & Sessions Judge, Sirsa.

248466

3

Ms.Parveen Kumar,

Addl.District & Sessions Judge, Sirsa.

247363

4

Shri Munish Kumar,                    Addl.District & Sessions Judge, Sirsa.

248300

5 Shri  R.P. Siingh,                     
Addl.District & Sessions Judge, Sirsa.
   247604
6 Shri Kanwar Pal,

Addl.District & Sessions Judge, Sirsa.

247151
7 Shri Jarnail Singh,                   
Addl.District & Sessions Judge, Sirsa.
248277
8

Mrs Aarti Singh,

Civil Judge (Sr.Divn), Sirsa.

247492

9

Shri Vijay James ,  

Chief Judicial Magistrate, Sirsa.

247460

10

Ms. Navjeet Klair,                       
Civil Judge(Jr. Divn.), Sirsa

----

11

Mr.Sachin Kumar,

Civil Judge (Jr. Divn.),Sirsa

247157

12

Mr. Viren Kadyan,                                 Civil Judge (Jr. Divn.),Sirsa

247599

13

Mr. Sumit Turkiya,

Civil Judge (Jr. Divn.), Sirsa

247257

14

Sh. Abhishek Chaudhary,

Civil Judge (Jr. Divn.), Sirsa

248033

Sr. No.

Name and Designation of the Officers posted at Sub-Division Dabwali.

Office Telephone Numbers
STD Code-01668

16

Smt. Reetu,                               
Addl.Civil Judge (Sr.Divn.)-cum-S.D.J.M. Dabwali

230302

17

Shri Jitender Singh

Civil Judge(Jr. Divn.), Dabwali

222223

18

Shri Vishesh Garg,                               
Civil Judge(Jr. Divn.),  Dabwali

224302

Sr. No.

Name and Designation of the Officers posted at Sub-Division Ellenabad

Office Telephone Numbers
STD Code-01698

19

Sh. Dushyant Choudhry,

Addl. Civil Judge(Sr.Divn.) -cum-SDJM, Ellenabad.   

221006

20

Sh. Sunil,

Civil Judge(Jr. Divn.)-cum-Nyayik Aadhikari,
Gram Nyayalaya, Rania.,Ellenabad.

222008,
250062
(Gram Nyayalaya, Rania)

 

MANUAL 10

Sr. No.

The monthly remuneration received including the system of compensation as provided in its regulations

The information is as

by each of its officers and employees Under:-

Judicial Officer

Revised

1.

District & Sessions Judge

Rs. 57700-1230-58930-1380-67210-1540-70290/-

2.

Addl.District & Sessions Judge

Rs.51550-1230-58930-1380-63070/-

3.

Civil Judge (Sr.Divn.)

Rs.43690-1080-49090-1230-56470/-

4.

Chief Judicial Magistrate

Rs.43690-1080-49090-1230-56470/-

5.

Addl.Civil Judge (Sr.Divn.)

Rs.39530-54010/-

6.

Civil Judge (Jr.Divn.)

Rs.27700-44700-770-33090-920- 40450-1080-44700/-

Judicial Employees

Revised Scales

Class A

1

Chief Administrative Officer-                                       -cum- Superintendent.

Rs.15600-39100/- +5400 (Grade Pay)

Class C

  1.  

Reader Grade I

Rs.9300-34800/- + 4200 (Grade Pay)

  1.  

Reader Grade II

Rs.9300-34800/- + 3600 (Grade Pay)

  1.  

Reader Grade III

Rs.9300-34800/- + 3200 (Grade Pay)

  1.  

Stenographer Gr.I

Rs.9300-34800/- + 4200 (Grade Pay)

  1.  

Stenographer Gr.II

Rs.9300-34800/- + 3600 (Grade Pay)

  1.  

Stenographer Gr.III

Rs.5200-20200 /- + 2400 (Grade Pay)

  1.  

Graduate Clerks

Rs.5200-20200 /- + 2400 (Grade Pay)

  1.  

Clerks

Rs.5200-20200 /- + 1900 (Grade Pay)

  1.  

Drivers

Rs.5200-20200 /- + 2400 (Grade Pay)

10.

Bailiff

Rs.5200-20200 /- + 1900 (Grade Pay)

Class D

  1.  

Process Server

Rs.4440-7440/-/- + 1650 (Grade Pay)

  1.  

Usher

Rs.4440-7440/-/- + 1650 (Grade Pay)

  1.  

Peon / Orderly / Chowkidar /

Rs.4440-7440/-/- + 1300 (Grade Pay)

  1.  

Waterman / Sweeper

Rs.4440-7440/-/- + 1300 (Grade Pay)

MANUAL 11

 

   The budget allocated to each of its agency, indicating the particulars of all plans, proposed expenditures and reports on disbursements made;

 

Initially the Organization receives the grants under various heads from the Government and thereafter it distributes the same amongst it's subordinate Courts/ authorities as per their requirements and the remaining funds are kept for the expenditure of the organization for expenditure of pay & allowances, over-time allowance, wages, traveling allowances, office expenses, Rent, rate & taxes, publications, grant-in-aid etc.

 

 

MANUAL 12

The manner of execution of subsidy programmes, including the amounts allocated and the details of beneficiaries of such programmes;

 

The Manner of Execution of _ : The information as relates

Subsidy Programmers. to this issue/point so far as it organization is concerned is  “Nil”.

 

 

 

MANUAL 13

Particulars of recipients of concessions, permits or authorizations granted by it:

 

Licenses/permits are being issued to the Clerk/s of the Advocate/s. License to the persons who work as Typist in the Bar Room are issued  with the consultation of the District & Sessions Judge & the Bar Association. Licenses are also being given to the persons who work as Petition Writer in Civil Court with the consultation of the District Magistrate and they are authorize to receive the charges for reduce in writing the description of the documents and for typing charges as per norms prescribed in Civil and Criminal Manual.

 

 

MANUAL 14

Details in respect of the information, available to or held by it, reduced in an electronic form:

 

The organization discharges its functions in view of the various norms set by the Government and the Hon'ble High Court by various Rules of Haryana Civil Services, Haryana Budget Manuals, (Punjab Financial Rules, Punjab Treasury Rules) applicable in Haryana, Manuals, Regulations, and Government Resolutions, Circulars and Notifications.

 

 

MANUAL 15

 

The particulars of facilities available to citizens for obtaining information, including the working hours of a library or reading room, if maintained for public use:

 

Information i.e. Police station list, Judicial Officers list, forms etc. is available on website i.e

  1. www.haryanajudiciary.gov.in

  2. http://www.ecourts.gov.in/

However, Suvidha Centres have also been established at Sirsa Headquarter and Dabwali Sub-division for the public for enquiry about their cases.

 

 

MANUAL 16

Such other information as may be prescribed and thereafter update these publication every year:

 

Services such as case status, case filing etc. are now

available on Suvidha Centre/Judicial Service Centre.

 

 

MANUAL 17

 

Such other information as may be prescribed and thereafter update these publication every year:

 

The work of maintenance of Court Building and Residential Quarters of Judicial Officers and employees is being look-after by the Public Works Department