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KARNAL

History

In early 19th Century, the conditions were very different. Civil suits were tried solely by the Sadar Amin at Panipat who adjudged cases according to Muhammadan law. The language of the court was Persian till 1836. No stamps were affixed on the petitions till 1830. During the latter part of the 19th century, munsif was appointed in the district who had jurisdiction within Karnal and Panipat tehsils and in pargana Assandh of the Kaithal tehsil. He held his court alternately for two months at Karnal and two months at Panipat. Besides the honorary magistrates conferred with various powers exercised magisterial jurisdiction within the limits of their respective jagirs and in the town Kaithal and Karnal.   By the beginning of the twentieth century the civil judicial work was placed under the supervision of a District & Sessions Judge, Karnal.

Till the separation of the judiciary from the executive in 1964, the administration of civil judicial work in the district was handled by the District and Sessions Judge, Karnal.

The Courts of Karnal are situated in a new judicial complex which was inaugurated by Mr. Justice Y.K.Sabharwal, Judge, Supreme Court of India & Mr.Justice B.K.Roy, Chief Justice, Punjab & Haryana High Court on 8.11.2003.

Establishment of Family Court

Family Court, Karnal came into existence on 30.12.2011 vide Govt. of Haryana Notification no. 352 SW(3)/2011.

Officers posted in Family Court

Sr. No.

Name

UID No.

Designation

Station

Charge Assuming

Charge Relinquishing

1.        

Sh. Ram Singh

HR0040

Addl. D&SJ

Karnal

30.01.2015

31.01.2015

2.                    

Ms. Sangeeta Rai

HR0117

Addl. D&SJ

Karnal

12.04.2016

Till date

Pendency

CATEGORY WISE PENDENCY OF FAMILY COURT IN THE STATE OF HARYANA AS ON 31.01.2017

SR.NO.

Category

Karnal (Ms. Sangeeta Rai Sachdev, District Judge, Family Court, Karnal)

Civil Cases

1

Cases under the Hindu Marriage Act, 1955

950

2

All Suits/Petitions other than Hindu Marriage Act, 1955.(Guardianship & Wards Act)

123

3

Civil Misc.

20

4

Others (Applications U/s 24 of H.M.Act)

3

5

Executions

42

 

Total

1138

Criminal Cases

6

Cases Under Section 125, Code of Criminal Procedure, 1973

550

7

Executions

27

8

Crl. Misc.

88

9

Others (Interim Maintenance Application in cases U/s 125 Cr.P.C)

0

 

Total

665

 

Grand Total (Civil+Criminal)

1803

News and Events

  • Workshop at Chandigarh Judicial Academy

    "Workshop on Sensitization of Family Court Matters at Chandigarh Judicial Academy on 25-26 Feb, 2017 for Judicial Officers from Punjab, Haryana and Chandigarh.".

     

     

     

     

     

     

     

     

     

     

  • Workshop on Family Court at Ludhiana, Punjab

    "Workshop on Famiily Court to be held at Ludhiana, Punjab. Dates For Workshop to be announced later."

     

     

     

     

     

     

     

     

     

     

     

     

  • Workshop on Family Court at Rohtak, Haryana

    "Workshop on Famiily Court to be held at Rohtak, Haryana. Dates For Workshop to be announced later."