District and Sessions Court Gorakhpur

Gorakhpur

District & Sessions Court Gorakhpur

       Hon'ble The         Chief Justice

Hon'ble The Administrative Judge

District Judge

Honble Mr Justice Rajesh Bindal

Hon’ble Mr. Justice Rajesh Bindal

 

Hon’ble Mr. Justice

 Siddhartha Varma

 

 

Sri Tej Pratap Tiwari

 HIstory

The present Judicial system of Gorakhpur Judgeship is the result of the gradual development of judicial administration. Initially Munsifs, Gorakhpur had his seat at Mansurganj but the shifting of the Tehsil headquarters to Maharajganj in 1862, the court was transferred to Gorakhpur. There were also two courts of honorary Munsifs. In 1903 Village Munsifs were appointed in the Gorakhpur Tahsils as an experiment. In 1909, the number of such Munsifs for 90 circles was limited to 24 for want of qualified persons. Near about 1909 the areas now compromising the district of Gorakhpur and Deoria formed one district of Gorakhpur. The District and Sessions Judge had both civil and criminal jurisdiction in the entire district of Gorakhpur and also powers of hearing criminal appeals from the Basti district. There were also the courts of a subordinate judge and three Munsifs of Gorakhpur, Bansgaon, and Deoria exercising respective jurisdiction.                       

From August 1st, 1945, a separate Judgeship was created in Basti and thenceforth the Judgeship of Gorakhpur included the present Judgeship of Gorakhpur and Deoria. Then in the district there existed the permanent court of District and Sessions judge civil and session judge, judge small causes court, civil judge, Munsif of Gorakhpur, and Bansgaon both at Gorakhpur. The temporary courts of an additional civil judge and four additional Munsifs also function in the then Judgeship of Gorakhpur. Later from September 12, 1964, and November 02, 1990, Deoria and Maharajganj also became separate Judgeships respectively.

Important Information

Local Holidays, for the Year-2022

Order Regarding Local Holiday on 03.10.2022

Order Regarding working day on 4th Saturday in year 2022

Calendar-2022

Youtube Link for Training Programme (ECT-004-2021) of Advocates

e-Committee Newsletter October-2021

e-Committee Newsletter November-2021

e-Committee Newsletter December -2021

List of all pending cases (Execution Petition and section 34 of the Arbitration Act)

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