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District Court Of India

The District & Session Court

The judiciary was separated from the executive on 17thDecember, 2020 vide notification No. LJ(A)79/2000/Pt.VI/24 dated the 14th of December by the Governor of Meghalaya, with the approval of the Hon’ble High Court of Meghalaya. The district capital, Baghmara, is also the location of the District & Sessions Court which is situated temporarily in the complex of the office of the Deputy Commissioner.

The district is currently manned by a District and Sessions Judge, a Chief Judicial Magistrate and a Judicial Magistrate First Class. The Judicial Officers also exercise powers under the Rules of Administration of Justice in Garo Hills, 1937. In addition, there are various special courts set up including for POCSO, NDPS, MACT amongst others.