DHARMAPURI DISTRICT JUDICIARY

Juridction

Constitution and Jurisdiction of Courts in DHARMAPURI District.

 

Name of the Court :

PRINCIPAL DISTRICT COURT,DHARMAPURI.

Constitution :

The Court was first constituted on 17.02.2008 as per G.O.Ms. No. 1099 Home Courts - III Department Dated 24.07.2007. The Court is housed in combined Court Building at Dharmapuri with effect from 17.02.2008.

Jurisdiction :

This Court is having the Jurisdiction over the entire Revenue Taluk of Dharmapuri District. viz..,Dharmapuri,Palacode,Pennagaram,Harur, Pappireddipatty.

 

Name of the Court :

ADDITIONAL DISTRICT COURT, DHARMAPURI.

Constitution :

The Court was sanctioned as per G.O.Ms. No. 739 Home ( Courts II) Department dated 03.08.2001 and function from 24.11.2001 as Fast Track Court,Dharmapuri. Now this Court is Named as Additional District Court as per G.O.Ms.No.475 Dated.26.08.2011.

Jurisdiction :

This Court is having the Jurisdiction over the entire Revenue Taluk of Dharmapuri District. viz..,Dharmapuri,Palacode,Pennagaram,Harur, Pappireddipatty.

 

Name of the Court :

CHIEF JUDICIAL MAGISTRATE COURT, DHARMAPURI.

Constitution :

The Court was constituted on 17.02.2008 as per G.O. Ms No.1099 Home Courts - III, Dharmapuri dated 24.07.2007, The Court is housed in private rented building with effect from 17.02.2008 and now court is housed in Judicial Guest House Building near by District Court Dharmapuri.

Jurisdiction :

This Court is having the Jurisdiction over the entire Revenue Taluk of Dharmapuri District. viz..,Dharmapuri,Palacode,Pennagaram,Harur, Pappireddipatty.

Name of the Court :

SUBORDINATE JUDGE'S COURT, DHARMAPURI.

Constitution :

The Court was sanctioned to this District at Dharmapuri in G.O. Ms No. 1395 Home Courts III Department dated 06.09.1988 and function from 04.12.1988.

The Subordinate Judge, Dharmapuri has been empowered to try appeals against the decree and orders of the District Munsif's Court of Dharmpuri, Palacode ,Pennagaram and also been empowered to try appeals or Tamil Nadu buildings lease and rent control Act 1969 as G.O.Ms No.1059 Housing and urban Development (T2) Department dated 03.11.1989. He has also invested with the power to try MCOP Cases from20.11.1990 as per High Court's Official Memorandum in Roc No. 28/90 con B2 dated 20.11.1990.

Jurisdiction :

This Court is having the Jurisdiction over the entire Revenue Taluk of Dharmapuri District. viz..,Dharmapuri, Palacode, Pennagaram.

Name of the Court :

SUBORDINATE JUDGE'S COURT, HARUR.

Constitution :

This Court was sanctioned in G.O. Ms. No. 858 Home Courts - III

Department dated 29.7.2008 and function from 14.02.2008

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Harur and Pappireddipatty.

Name of the Court :

DISTRICT MUNSIF COURT,DHARMAPURI.

Constitution :

This Court was sanctioned and Constituted as per High Court Order in ROC No 1010/1917 dated 11.04.1917.

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Dharmapuri.

Name of the Court :

DISTRICT MUNSIF COURT,HARUR.

Constitution :

This Court was sanctioned and Constituted as per G.O. Ms. No.1210 Home Courts – III Department dated 17.05.1982.

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Harur.

Name of the Court :

DISTRICT MUNSIF COURT,PALACODE.

Constitution :

This Court was sanctioned in G.O. Ms. No. 1106 Home Courts - III

Department dated 27.08.2008 and function from 23.01.2010

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Palacode.

Name of the Court :

DISTRICT MUNSIF CUM JUDICIAL MAGISTRATE COURT, PENNAGARAM.

Constitution :

This Court was sanctioned as per G.O.Ms No. 780 Home (Courts III) Department dated 16.5.1998 and unction from 10.01.1999.

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Pennagaram.

Name of the Court :

DISTRICT MUNSIF CUM JUDICIAL MAGISTRATE COURT, PAPPIREDDIPATTY.

Constitution :

This Court was sanctioned as per G.O.Ms No. 916 Home (Courts III) Department dated 15.5.2007 and function from 17.02.2008.

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Pappireddipatty.

Name of the Court :

JUDICIAL MAGISTRATE COURT NO I, DHARAMAPURI.

Constitution :

This Court was sanctioned in G.O. Ms. No. 1904 Home Courts - III

Department dated 10.08.1980

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Dharmapuri.

Name of the Court :

JUDICIAL MAGISTRATE COURT NO II, DHARAMAPURI.

Constitution :

This Court was Constituted during the year 1912.

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Dharmapuri.

Name of the Court :

JUDICIAL MAGISTRATE, HARUR.

Constitution :

This Court was Constituted during the year 1912.

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Harur.

Name of the Court :

JUDICIAL MAGISTRATE COURT, PALACODE.

Constitution :

 

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Palacode.

Name of the Court :

JUDICIAL MAGISTRATE COURT (FTC), MAGISTERIAL LEVEL DHARAMAPURI.

Constitution :

This Court was sanctioned as per the G.O. Ms. No.1320 Home Courts – I Department dated 11.09.2007 and function from 21.08.2011

Jurisdiction :

This Court is having Jurisdiction over the entire Revenue Taluk of Dharmapuri.