District Court Fatehabad
District Court Fatehabad
District Court Fatehabad

Jurisdiction of Fatehabad

The Fatehabad District carved out of Hisar District on 15.7.1997 and was created as a separate Sessions Division on 1.6.2005. The Fatehabad Sessions Division is headed by District & Sessions Judge, Fatehabad. Presently, this Sessions Division has sanctioned strength of One District & Sessions Judge, Three Additional District & Sessions Judges, including One court dealing with heinous crime cases against women (exclusive courts), One Court of Civil Judge (Sr. Div.), Fatehabad, One Court of Chief Judicial Magistrate, Fatehabad, One office of Chief Judicial Magistrate-cum-Secretary, District Legal services Authority, One Courts of Addl. Civil Judge (Sr. Div.)-cum-JMIC- cum-Principal Magistrate Juvenile Justice Board and One court of Civil Judge Exercise the power of Judicial Magistrate. The District & Sessions Judge and Additional District & Sessions Judges exercise powers of Appellate Authority under the East Punjab Urban Rent Restriction Act and as Motor Accident Claims Tribunal.

It comprises two sub-divisions namely Tohana & Ratia. Three courts are functioning at Sub-division Tohana, including one court of Aditional Civil Judge (Sr. Divn.)-cum-Sub-divisional Magistrate & two courts of Civil Judge (Jr. Divn.)-cum-Judicial Magistrate 1st Class. One court is functioning at Sub-division Ratia, Sub-division Aditional Civil Judge (Sr. Divn.)-cum-Sub-divisional Magistrate.
 
Beside the above here also exist a court of Permanent Lok Adalat for public utility services. One Camp Office for Labour court & One District Consumer Redressal Forum also exist at Judicial Court Complex Fatehabad.