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Jurisdiction

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The first Judicial Court started functioning at Sonipat on 15.5.1959. Shri Surjeet Singh Raikhy was posted as first Sub. Judge First Class at Kot Mohalla, Sonipat. In the beginning, there was only one Court. Shri I.P. Vashishth was posted as first Senior Sub Judge in this District on 29.3.1973. The Court of Chief Judicial Magistrate was separately established on 13.5.1975 with Shri R.S. Bhatia as the first Chief Judicial Magistrate, Sonipat. Shri V.K. Kaushal joined as first Additional District & Sessions Judge, Sonipat, on 18.10.1973. Sonipat District was declared as Sessions Division by the Hon’ble High Court, vide Haryana Govt. Notification No. 3/1/78JJ(4) dated 19th May, 1983 and Shri I.M. Malik was appointed as the first District & Sessions Judge at Sonipat, who joined on 8th June, 1983.

The Judicial Courts shifted in the present new Judicial Complex-cum-Mini Secretariat, in the year 1977 and prior to that the Judicial Courts were functioning in the Old Tehsil building. From initial strength of about 65 lawyers at the creation of the District, presently a large number of advocates are enrolled as members at District Bar Association, Sonipat.

At present, Sonipat Sessions Division has strength of One District & Sessions Judge, six Addl. District & Sessions Judge and One District Judge (Family Court) to try the cases relating to the murder, other than murder, Prevention of Corruption Act, Matrimonial Matters and Land Acquisition Cases. In addition, a Court of Civil Judge (Senior Division), Chief Judicial Magistrate and six Courts of Civil Judges (Junior Division) and one Chief Judicial Magistrate (District Legal Services Authority). Besides, there are three Sub-Divisions, Gohana, Ganaur and Kharkhoda. There are two Judicial Officers at Gohana, and One each at Ganaur and Kharkhoda Sub-Division.  All the Civil Judges also exercise the powers of Judicial Magistrates and Rent Controller. 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 Sonipat and also the appellate Courts.