Dungarpur Judgeship
Dungarpur Judgeship
Dungarpur Judgeship
Dungarpur Judgeship
Dungarpur Judgeship

Constitution & Jurisdiction of Courts in Dungarpur Judgeship

The Constituting Courts of Dungarpur Judgeship are:-

 

S.No. Name of the Court Territorial Jurisdiction Pecuniary Jurisdiction
1 District and Sessions Judge Dungarpur District Civil suits of valuation exceeding Rs 50,000/,
      Sessions cases,N.D.P.S.Act Cases,M.A.C.T.cases,Matrimonial cases,
  Family Court, Dungarpur Dungarpur  Family Matter
  MACT Tribunal Dungarpur MACT Matter
2 Addl. District & Sessions Judge  Sagwara and Aspur sub divisions  
3 Civil Judge (Sr. Div.) & Chief Judicial Magistrate Dungarpur Civil suits having valuation up to Rs 50,000
4 Addl. Civil Judge (Sr. Div) & Addl. Chief Judicial Magistrate Civil-Dungarpur Cr-P.S.-  
5 Addl. Civil Judge (Sr. Div) & Addl. Chief Judicial Magistrate Sagwara  
6 Civil Judge (Jr. Div) & Judicial Magistrate P.S.  
7 Civil Judge (Jr. Div) & Judicial Magistrate Aaspur  
8 Civil Judge (Jr. Div) & Judicial Magistrate Simalwara  
9 Gram Nyayalaya Aaspur  
10 Gram Nyayalaya Bicchiwara

 

1. Court of District & Sessions Judge:- The highest court in the district is that of the District and Sessions Judge. This is the principal court of civil jurisdiction, which derives its jurisdiction in civil matters, like other civil courts of the state primarily from Rajasthan Civil Court Ordinance 1950 and C.P.C. This is also a court of Sessions and sessions cases are tried by this court. The pecuniary jurisdiction of this Court  in Civil Suits extends to suits of  valuation  of Rs. 50,000/- & above. Committal Cases, Cases Under NDPS Act, Cases under SC/ST Act, Cases Under Electricity Act 2003, Hindu Succession Act,1956, Divorce Cases under personal laws are also tried by this court. The District Judge also acts as the presiding Officer of the Motor Accident Claims Tribunal. Besides this, certain matters on criminal and civil side which cannot be tried by a court inferior in jurisdiction to a district court are also tried by this Court depending on the provisions of a particular enactment. This gives the District Court original jurisdiction in such matters. Being the highest judge at district level, the District & Sessions Judge also enjoys the power to manage the state funds allocated for the development of judiciary in the district. The Area wise Jurisdiction of this Court is the entire Revenue District of Dungarpur.

2. Court of Addl. District District & Sessions Judge :- At District Headquarter there is courts of Additional District & Sessions Judges. The court of District & Sessions Judge and the court of Additional District & Sessions Judge have equivalent jurisdiction. These Courts exercise jurisdiction both on original as well as appellate side in civil and criminal matters arising in the District. On the criminal side, jurisdiction is almost exclusively derived from Code of Criminal Procedure. This code sets the maximum sentence which a Sessions court may award, which currently is capital punishment subject to confirmation by the High Court under Section 366 of the Code of Criminal Procedure, 1973.

 

3. Court of Chief Judicial Magistrate:- The court of Chief Judicial Magistrate is functioning in the district. On the criminal side, jurisdiction of all the courts is almost exclusively derived from the code of criminal procedure and these courts can award punishment as prescribed by the Cr.P.C. itself. The Chief Judicial Magistrate is subordinate to District & Sessions Judge and every other Judicial Magistrate is subject to the general control of District & Sessions Judge is subordinate to the Chief Judicial Magistrate. The Chief Judicial Magistrate in consultation with District & Sessions Judge distributes the business among the Judicial Magistrate subordinate to him.

 

4. Court of Civil Judge (SD) & ACJM at Headquarter:- The court of Additional Chief Judicial Magistrate functioning at present. The court of Additional Civil Judge (S.D.) is having unlimited pecuniary jurisdiction.  

 

5. Court of Civil Judge (SD) & ACJM at Sagwara:-  At Sagwara, a tehsil 55KMs Away from the Headquarter, the Court of ACJM is functioning having same powers as that of the Court of ACJM situated at Dungarpur. Also, the Presiding Officer enjoys the power of the Nodal Officer for the Taluka Court.

 

6. Court of Civil Judge (JD) & Judicial Magistrate at Headquarter:- The pecuniary jurisdiction of the Civil Judge (J.D.) is presently Rs. 1 Lac having the area of Jurisdiction same as that of all the other Courts i.e. the entire Revenue District of Dungarpur.

 

7. Court of Civil Judge (JD) & Judicial Magistrate at Aaspur:- The Jurisdiction is same as that of the Judicial Magistrate sitting at Headquarter except the area of Jurisdiction which covers the entire Tehsil of Aspur only. Also, the Presiding Officer enjoys the power of the Nodal Officer for the Taluka Court.

 

8. Court of Civil Judge (JD) & Judicial Magistrate at Simalwara:- The Jurisdiction is same as that of the Judicial Magistrate sitting at Headquarter except the area of Jurisdiction which covers the entire Tehsil of Simalwara only. Also, the Presiding Officer enjoys the power of the Nodal Officer for the Taluka Court.

 

  • Besides these courts, two Gram Nyayalaya's also function in Dungarpur Judgeship. Namely, Bicchiwara & Aaspur having Territorial Jurisdiction over Bicchiwara & Aaspur Tehsils respectively.
  • The Family Courts will also be established in the district of Dungarpur. These courts are presided over by the officers of Higher Judicial Service Cadre.
  • In the District a Consumer Forum and Juvenile Board are established to deal with the cases of consumers and juveniles respectively.
  • To provide the legal aid to the needy people, the District Legal Services Authority is also functioning in the chairmanship of the District Judge to look after the work of legal literacy/legal aid in the District. The Territorial Jurisdiction of this Judgeship is the entire revenue District of Dungarpur.

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