District Court Ambala
District Court Ambala
District Court Ambala

Family Courts


Ambala

History

According to Punjab Administration Report (1911-12), District Ambala was formed out of the lapsed and confiscated territories of ‘North-West Frontier’ in 1846 by the British representatives at Delhi. The District was placed in charge of Deputy Commissioner. He was given subordinate civil, criminal and fiscal powers. The Commissioner was superintendent of revenue & police and exercised the Civil appellate and the criminal original powers of a Sessions Judge.


In 1853 first Chief Commissioner was appointed as the head of the local executive administration.

In 1866 a Chief Court consisting of two Judges, a Civilian and a Barrister, was substituted for the Judicial Commissioner and was constituted the final appellate authority in civil and criminal cases with powers also of original criminal jurisdiction in cases where European British subjects were charged with serious offences and of original civil jurisdiction in special cases. In the year 1869, a third Judge, a Civilian, was added to the Court. The constitution of the Chief Court remained unaltered until 1881.

As a result of Punjab Re-organization Act 1966, the map of Ambala District was considerably shrinked. Similarly, the Judicial structure of Ambala District was also affected. The present strength, revised due to reorganization and due to separation of Judiciary from Executive is headed by the District & Sessions Judge at Ambala.

The Court of Special Railway Magistrate came into existence in the year 1974. On the formation of Yamuna Nagar as a separate Sessions Division, Jagadhri was separated from Ambala on 28.09.2001 and on the creation of Panchkula as a Sessions Division, Panchkula was detached from Ambala Sessions Division on 02.05.2005.

Establishment of Family Court

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

Officers posted in Family Court

S.No.

Name

Designation

Station

Charge Assuming

Charge Relinquishing

1

Ms. Neena Chaudhary

District & Sessions Judge

District Court Ambala

07-06-2012

07-04-2015

2

Dr. Abdul Majid

District Judge Family Court, AD&SJ

District Court Ambala

08-04-2015

01-05-2018

3

Shri Praveen Gupta

Principal Judge Family Court, AD&SJ

District Court Ambala

02-05-2018

26-02-2019

4

Shri Vijayant Sehgal

Addl. Principal Judge, Family Court, AD&SJ

District Court Ambala

28-09-2018

08-04-2019

5

Ms. Ritu Tagore

District and Sessions Judge, Principal Judge, Family Court

District Court Ambala

27-02-2019

Till Date

6

Ms. Sangeeta Rai

Addl. Principal Judge, Family Court, AD&SJ

District Court Ambala

09-04-2019

Till Date

Pendency

Sr.No.

Category

Total Pendency/Closing Balance 

Total Unit

Civil Case

1

Civil Misc.

37

74

2

Exe

18

36

3

Guardianship and Wards Act

109

327

4

Hindu Marriage Act

1097

5485

5

Civil Appeal

3

3

6

Civil Suit

1

6

 

Total

1265

5931

Criminal Case

7

125 c.r.p.c

617

1851

8

criminal misc.

25

50

9

Exe

398

796

 

Total

1040

2697

Grand Total

 

2305

8628