District and Sessions Judge, Nongstoin

Jurisdiction

The jurisdiction of the Court of the District & Sessions Judge and Munsiff try civil cases arising from the entire area of the West Khasi Hills including Mairang Sub-Division. The Courts come under the Code of Civil Procedure 1908 and other laws defining their territorial and pecuniary jurisdiction, etc, in criminal matters Courts of Sessions judge, the chief judicial magistrate and other judicial magistrates are set up under the Code of Criminal Procedure, 1973.