DISTRICT COURT FATEHPUR  _________________ जनपद न्यायालय फ़तेहपुर
DISTRICT COURT FATEHPUR _________________ जनपद न्यायालय फ़तेहपुर
New 12 Court Rooms inauguration by Honble CJ , Allahabad HC
DISTRICT COURT FATEHPUR _________________ जनपद न्यायालय फ़तेहपुर
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Computerization @ Fatehpur Judgeship
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Fatehpur

Chief Justice 

Administrative Judge

District Judge

Hon’ble Mr. Justice
Govind Mathur

Hon’ble Mr. Justice
Alok Mathur
 

Sri Ashok Kumar Singh -III 

HQ

Outlying

Gram Nayay

FTC

Family

POCSO

SC/ST

EC

JJ Board

MACT

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Next Lok Adalat

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Mediator

Counselor

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Notice Board

>> Lower Court Proceeding Stayed- Allahabad Bench

>> Lower Court Proceeding Stayed- Lucknow Bench

>> Certifiled Copying Status

The e-inaugural of the new website for Judgments & e-Filing 3.0
(https://judgments.ecourts.gov.in/ & http://filing.ecourts.gov.in/)

 Duty Magistrate-1-1-2021 

Duty Magistrate-1-9-2020       

Know your Case status Download ecourts Services app from play store click_here
Leal Aid Help line no- (DLSA-Fatehpur) 9452258156
Remand Video conferencing link- https://meet.jit.si/dc212601
News  न्यायालय आदेश :

 

दुष्कर्म के आरोपी को दस वर्ष की कैद(06-01-2021)
दुष्कर्म के आरोपी को दस वर्ष की कैद(28-8-17)
कातिलाना हमले के चार आरोपियों को दस वर्ष की कैद
अदालत ने विवाहिता की दहेज को लेकर ससुरालीजनों द्वारा मौत के घाट उतारने के मामले की सुनवाई की और सबूतों पर हत्यारोपी पति एवं ससुर को उम्रकैद सुना दी (5-8-17)
पोस्टमार्टम प्रभारी के मुख्य हत्यारोपी की जमानत खारिज(4-8-17)
अगवा युवक की हत्या पर तीन को उम्रकैद(28-7-17)
माता, पिता बोले कि आज उन्हें अदालत से न्याय मिल गया है(28-7-17) हत्यारोपी पति की जमानत खारिज(22-7-17)
न्यायालय से संविदा कर्मी को मिला न्याय(17-7-17)
दुष्कर्म के आरोपी युवक की जमानत खारिज (14-7-17)

 

Fatehpur district for the purpose administration of justice was under the District & Session Courts,Kanpur. The records also reveal that it was on 18 December ,1926 that a new judgeship was created for Fatehpur. Subsequently under the provisions of different legislative enactments like the Guardian & Wards ct,1890; Indian Succession Act 1925, necessary judicial power were extended to the Fatehpur Judgeship. Finally through notification no. 420/7-ka-2-507/56 dated 18.10.1967 a separate Sessions Division was created for Fatehpur . In furtherance of the notification of October 18,1967 vide notification on December 08,1967 Sri Mirza Mohammad Murtaza Hussain was appointed as the first District Judge of Fatehpur. it appears that earlier a judicial officer designated as Civil & Session Judge was carrying out the Judicial functions at Fatehpur. Therefore e in  all probability before the creation of Session Judge, Fatehpur which post was kept in abeyance after the taking over of charge by the District Judge,Fatehpur.

                From the record of previous judgments are available , it can be said for sure , that a court of the Munsif , Fathpur was functional in the year 1858, as also at the time when India won independence in the year 1947.

 

Recent Reform >>

*Construction of Three Court Rooms at Outlying Court Khaga, Fatehpur

*Construction of Witness Shed at Outlying Court Khaga.

* Construction of Type-V Residences for Judicial Officers at Outlying Court Khaga

* Construction of 8 Type-V residences Distt. Court Fatehpur.

* Construction of ADR Centre in the Judgeship

Online eCourt Fee

Online eCourt Fee New

e-Court Fee system is an internet based application that gives you the convenience of paying court fees without hassles involved in obtaining physical Judicial Stamps. The system is secure and reliable.

Online e-Court Fee System involves three simple steps:

  • Registration: Client makes a one-time registration which can be used across all SHCIL online products available for that State.
  • Online payment: Besides offering the facility for single transactions, client will also be able to make a one-time payment to be maintained as imprest balance and utilise the same over a period of time for generating e-court fees of various denominations
  • Receipt Generation: Client will have the convenience to generate an e-Court fee receipt anytime and from anywhere via the internet without having to go thru the hassles of long queues and tiresome formalities

The e-Court Fee receipt generated online can be printed on any printer and submitted as a valid proof of court fee payment in all approved courts of respective States.

Sign In/Register Now Manual for online users
e- Court Fee System Verify e-Court Fee Receipt
Court Users Login(SHCIL Users)

eFiling

Click here for e-Filing Help/Manuals

If you are an adovate whose mobile number and ID is not registered in the Court CIS database you cannot complete the registration process. So advocates who have not yet registered with court database contact immediately the court where you are practising for registering your mobile number and email ID in your court CIS database and then start the registration process for e-Filing.

If you are an adovate whose mobile number and ID is registered in the Court CIS database, but you are not registered for e-Filing, then please visit https://efiling.ecourts.gov.in/up and click on Register. Please ensure that you are ready with your Photo and ID Proof image size between 5 KB and 5MB in JPEG OR JPG FORMAT. On registration page/form enter your Bar Registration no. in format UTT-001-2020 i.e. (State code-Reg no.-Reg Year).