City Courts, Chennai

Jurisdiction

JURISDICTION  OF  COURTS  IN  CHENNAI CITY

CITY CIVIL AND SESSIONS COURT:

The jurisdiction of the City Civil Court is fixed under the Madras City Civil Court Act, 1892. The territorial jurisdiction of the City Civil Court extends over the whole of the City of Chennai.  By the Tamil Nadu Civil Courts and the Chennai CIty Courts (Amendment) Act of 2010, the Tamil Nadu Civil Courts Act, 1873 and the Chennai City Civil Court Act, 1892 were amended, revising the pecuniary jurisdiction of the Assistant Judge to an upper limit of Rs.10.00 lakhs and that of Principal Judge of City Civil Court to awards exceeding Rs.10.00 lakhs but not exceeding Rs.25.00 lakhs. The cases where value exceeds Rs.25.00 lakhs, have to be instituted in the Principal Seat of High Court at Madras.The City Civil Court is also functioning as the Sessions Court for the Chennai Sessions Division.

Principal Judge

Special Cases:
1. Hindu Minority and Guardianship Act 1956
2. Hindu Adoption and maintenance Act 1956
3. Mental Health Act 1987
4. Public Premises Act
5. The Madras City Municipal Corporation Act 1919
6. Election Petition

 

Civil Side:
1. Original Suits
2. Appeal Suits

Criminal Side:
1. Sessions Cases under IPC
2. Sessions Cases (Prevention of Atrocities of SC/ST Act)
3. Calendar Cases (Prevention of Corruption Act)
4. Calendar Cases (Defamation u/s 500 IPC)
5. Calendar Cases (Indian Electricity Act)
6. Criminal Appeal
7. Criminal Revision

I Additional Judge

Special Cases:
1.Calendar Cases (Terrorists and Distruptive (P) Act 1987)

 

Civil Side:
1. Appeal Suits
2. Civil Miscellaneous. Appeal
3. Civil Miscellaneous. Petitions
4. Original Suits

Criminal Side:
1. Sessions Cases under IPC
2. Criminal Appeal
3. Criminal Revision

II Additional Judge

Special Cases:
1. Human Rights Cases

 

Civil Side:
1. Appeal Suits
2. Civil Miscellaneous. Appeal
3. Civil Miscellaneous. Petitions
4. Original Suits

Criminal Side:
1. Sessions Cases under IPC
2. Calendar Cases (Defamation u/s 500 IPC)
3. Criminal Appeal
4. Criminal Revision

III Additional Judge

Special Cases:
 

 

Civil Side:
1. Appeal Suits
2. Civil Miscellaneous. Appeal
3. Civil Miscellaneous. Petitions
4. Original Suits

Criminal Side:
1. Sessions Cases under IPC
2.. Calendar Cases (Defamation u/s 500 IPC)
3. Criminal Appeal
4. Criminal Revision

IV Additional Judge

Special Cases:

 

Civil Side:
1. Appeal Suits
2. Civil Miscellaneous. Appeal
3. Civil Miscellaneous. Petitions
4. Original Suits

Criminal Side:
1. Sessions Cases under IPC
2.. Calendar Cases (Defamation u/s 500 IPC)
3. Criminal Appeal
4. Criminal Revision

V Additional Judge

Special Cases:

1. Calendar Cases (Terrorists and Distruptive (P) Act 1987)

Civil Side:
1. Appeal Suits
2. Civil Miscellaneous. Appeal
3. Civil Miscellaneous. Petitions
4. Original Suits

Criminal Side:
1. Sessions Cases under IPC
2. Calendar Cases (Defamation u/s 500 IPC)
3. Criminal Appeal
4. Criminal Revision

VI Additional Judge and VII Additional Judge

Special Cases:

 

Civil Side:
1. Appeal Suits
2. Civil Miscellaneous. Appeal
3. Civil Miscellaneous. Petitions
4. Original Suits

Criminal Side:
1. Sessions Cases under IPC
2.. Calendar Cases (Defamation u/s 500 IPC)
3. Criminal Appeal
4. Criminal Revision

VIII Additional Judge (Special Judge for CBI Cases)

Special Cases:

1. CBI Cases

2. Calendar Cases u/s Delhi Special Police Establishment Act

 

IX Additional Judge (Special Judge for CBI Cases)

Special Cases:

1.Calendar Cases u/s Delhi Special Police Establishment Act

 

X Additional Judge (Special Judge for Corruption Cases)

Special Cases:

1. Special Cases (Prevention of Curruption Act 1988) especially of Ministers or higher officials

 

 

XI, XII, XIII and XIV Additional Judges (Special Judges for CBI Cases)

Special Cases:

1.CBI Cases

 

XV Additional Judge (Fast Track Court-I),
XVI Additional Judge (Fast Track Court-II),
XVII Additional Judge (Fast Track Court-III),
XVIII Additional Judge (Fast Track Court-IV) and
XIX Additional Judge (Fast Track Court-V)

Special Cases:

 

 

Civil Side:
1. Appeal Suits
2. Civil Miscellaneous. Appeal
3. Civil Miscellaneous. Petitions

Criminal Side:
1. Sessions Cases under IPC
2. Calendar Cases (Defamation u/s 500 IPC)
3. Criminal Appeal
4. Criminal Revision

District and Sessions Court for exclusive trial of Bomb Blast Cases, Poonamalle, Chennai

Cases arising out of the offences under the Prevention of Terrorism and Distruptive Activities Act 2002 (Central Act 15 of 2002).

 

Special Judge (Magalir Needhimandram / Mahila Court)

Cases of crimes against women, cases of outraging the modesty of women, IPC Offences, Dowry Prohibiton and other social laws

 

I Assistant Judge

Original Suits (Money / Title)

II Assistant Judge

Original Suits (Money / Title)

III Assistant Judge

Original Suits (Money / Title)

IV Assistant Judge

Original Suits (Money / Title)

V Assistant Judge

Original Suits (Money / Title)

VI Assistant Judge

Original Suits (Money / Title), LAOP

VII Assistant Judge

Original Suits (Money / Title)

VIII Assistant Judge

Original Suits (Money / Title)

IX Assistant Judge

Execution Petitions

X Assistant Judge

Execution Petitions

XI Assistant Judge

Original Suits (Money / Title)

XII Assistant Judge

Original Suits (Money / Title)

XIII Assistant Judge

Original Suits (Money / Title)

XIV Assistant Judge

Original Suits (Money / Title)

XV Assistant Judge

Original Suits (Money / Title)

XVI Assistant Judge

Original Suits (Money / Title)

XVII Assistant Judge

Original Suits (Money / Title)

XVIII Assistant Judge

Original Suits (Money / Title)

 

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