District & Sessions Court Lakhimpur Kheri

Kheri

Welcome To District And Sessions Court Lakhimpur Kheri

AZADI KA AMRIT MAHOTSAV- Valedictory Ceremony of Pan-India Legal Awareness and Outreach Campaign on 14th November, 2021 at 11.00 AM at Vigyan Bhawan, New Delhi. Live streaming link on YouTube Channel of NALSA is as: https://youtu.be/qDEpYLr3jK4

NEWSLETTER OF THE E-COMMITTEE, SUPREME COURT OF INDIA– August, 2021

NEWSLETTER OF THE E-COMMITTEE, SUPREME COURT OF INDIA– July, 2021

All Courts and Offices of District Court Lakhimpur Kheri and Outlying Court Mohammadi shall remain closed on 23-08-2021 (monday) on account of sad demise of Sri Kalyan Singh, former Chief Minister,U.P.

Administrative Order No.91 dated 22-06-2021 regarding Functioning of District Court/ Tribunal in compliance of Hon'ble High Court's direction vide Letter no. 1969/LXXXVII-CPC/e-Court/Allahabad dated 21-06-2021 regarding Functioning of District Court/ Tribunal keeping in view the status of cases of COVID-19 in districts

Order No.86 dated 20-06-2021 stating General Dates for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Administrative Order No.88 dated 20-06-2021 regarding Functioning of Courts for Civil Work in compliance of Hon'ble High Court's direction vide Letter no. 1964/LXXXVII-CPC/e-Court/Allahabad dated 15-06-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Administrative Order No.89 dated 20-06-2021 as per direction of Hon'ble Court vide email dated 03-05-2021 and Letter no. 1039/SALSA-15/2020(PS/SHARAN)dated 30-04-2020 of SALSA Lucknow regarding Directions issued by the High Powered Committee(HPC) dated 26-04-2021 constituted in light of the direction of Hon'ble Supreme Court in Writ Petition (c) no. 01/2020 in RE: Contagion of Covid-19 in prisons

Administrative Order No.83 dated 15-06-2021 regarding Functioning of Courts for Session Court/ Magistrate Court in compliance of Hon'ble High Court's direction vide Letter no. 1964/LXXXVII-CPC/e-Court/Allahabad dated 15-06-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Order No.80 dated 14-06-2021 stating General Dates for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Administrative Order No.78 dated 14-06-2021 regarding Functioning of Courts for Session Court/ Magistrate Court in compliance of Hon'ble High Court's direction vide Letter no. 1957/LXXXVII-CPC/e-Court/Allahabad dated 22-05-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Administrative Order No.81 dated 14-06-2021 regarding Functioning of Courts for Civil Work in compliance of Hon'ble High Court's direction vide Letter no. 1958/LXXXVII-CPC/e-Court/Allahabad dated 04-06-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Order No.77 dated 05-06-2021 stating General Dates for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Administrative Order No.76 dated 05-06-2021 regarding Functioning of Courts for Session Court/ Magistrate Court in compliance of Hon'ble High Court's direction vide Letter no. 1957/LXXXVII-CPC/e-Court/Allahabad dated 22-05-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Administrative Order No.75 dated 05-06-2021 regarding Functioning of Courts for Civil Work in compliance of Hon'ble High Court's direction vide Letter no. 1957/LXXXVII-CPC/e-Court/Allahabad dated 22-05-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Administrative Order No.74 dated 05-06-2021 as per direction of Hon'ble Court vide email dated 03-05-2021 and Letter no. 1039/SALSA-15/2020(PS/SHARAN)dated 30-04-2020 of SALSA Lucknow regarding Directions issued by the High Powered Committee(HPC) dated 26-04-2021 constituted in light of the direction of Hon'ble Supreme Court in Writ Petition (c) no. 01/2020 in RE: Contagion of Covid-19 in prisons

Order No.72 dated 03-06-2021 stating General Dates for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Administrative Order No.70 dated 03-06-2021 in compliance of Hon'ble High Court's direction vide Letter no. 1957/LXXXVII-CPC/e-Court/Allahabad dated 22-05-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Administrative Order No.71 dated 03-06-2021 as per direction of Hon'ble Court vide email dated 03-05-2021 and Letter no. 1039/SALSA-15/2020(PS/SHARAN)dated 30-04-2020 of SALSA Lucknow regarding Directions issued by the High Powered Committee(HPC) dated 26-04-2021 constituted in light of the direction of Hon'ble Supreme Court in Writ Petition (c) no. 01/2020 in RE: Contagion of Covid-19 in prisons

Order No.69 dated 31-05-2021 (Amended Order of earlier order no. 68) stating General Dates for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Order No.68 dated 28-05-2021 stating General Dates for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Administrative Order No.67 dated 28-05-2021 in compliance of Hon'ble High Court's direction vide Letter no. 1957/LXXXVII-CPC/e-Court/Allahabad dated 22-05-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Administrative Order No.66 dated 28-05-2021 as per direction of Hon'ble Court vide email dated 03-05-2021 and Letter no. 1039/SALSA-15/2020(PS/SHARAN)dated 30-04-2020 of SALSA Lucknow regarding Directions issued by the High Powered Committee(HPC) dated 26-04-2021 constituted in light of the direction of Hon'ble Supreme Court in Writ Petition (c) no. 01/2020 in RE: Contagion of Covid-19 in prisons

Order No.63 dated 21-05-2021 stating General Dates for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Administrative Order No.64 dated 21-05-2021 in compliance of Hon'ble High Court's direction vide Letter no. 1946/LXXXVII-CPC/e-Court/Allahabad dated 26-04-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Administrative Order No.65 dated 21-05-2021 as per direction of Hon'ble Court vide email dated 03-05-2021 and Letter no. 1039/SALSA-15/2020(PS/SHARAN)dated 30-04-2020 of SALSA Lucknow regarding Directions issued by the High Powered Committee(HPC) dated 26-04-2021 constituted in light of the direction of Hon'ble Supreme Court in Writ Petition (c) no. 01/2020 in RE: Contagion of Covid-19 in prisons

Order No.60 dated 13-05-2021 stating General Dates for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Administrative Order No.61 dated 15-05-2021 in compliance of Hon'ble High Court's direction vide Letter no. 1946/LXXXVII-CPC/e-Court/Allahabad dated 26-04-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Administrative Order No.62 dated 15-05-2021 as per direction of Hon'ble Court vide email dated 03-05-2021 and Letter no. 1039/SALSA-15/2020(PS/SHARAN)dated 30-04-2020 of SALSA Lucknow regarding Directions issued by the High Powered Committee(HPC) dated 26-04-2021 constituted in light of the direction of Hon'ble Supreme Court in Writ Petition (c) no. 01/2020 in RE: Contagion of Covid-19 in prisons

Administrative Order No.56 dated 07-05-2021 ( in partial modification of earlier Admin Order no.48 dated 5may2021) in compliance of Hon'ble High Court's direction vide Letter no. 1946/LXXXVII-CPC/e-Court/Allahabad dated 26-04-2021 regarding Functioning of District Court/ Tribunal keeping in view increasing cases of covid-19 in districts

Administrative Order No.55 dated 07-05-2021 as per direction of Hon'ble Court vide email dated 03-05-2021 and Letter no. 1039/SALSA-15/2020(PS/SHARAN)dated 30-04-2020 of SALSA Lucknow regarding Directions issued by the High Powered Committee(HPC) dated 26-04-2021 constituted in light of the direction of Hon'ble Supreme Court in Writ Petition (c) no. 01/2020 in RE: Contagion of Covid-19 in prisons

Regarding Compliance of the Directions of the High Powered Committee(HPC) dated 26-04-2021

Order No.53 stating General Dates for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Administrative Order No.48 dated 05-05-2021 regarding functioning of Session Court/Magistrate Court, Lakhimpur Kheri Judgeship in compliance of Hon'ble High Court's direction vide Letter no. 1946/LXXXVII-CPC/e-Court/Allahabad dated 26-04-2021

Administrative Order No.47 dated 04-05-2021 as per direction of Hon'ble Court vide email dated 03-05-2021 and Letter no. 1039/SALSA-15/2020(PS/SHARAN)dated 30-04-2020 of SALSA Lucknow regarding Directions issued by the High Powered Committee(HPC) dated 26-04-2021

Information regarding postponement of the date of the National Lok Adalat scheduled in District court and Outlying court Lakhimpur kheri for 08-05-2021 to 10-07-2021 in compliance of Letter No:1041

Administrative Order no.46 dated 01-05-2021 regarding Closure of District Court Lakhimpur kheri and its Outlying Court Mohammadi Lakhimpur Kheri on 03-05-2021(monday) as per State Government Guidelines issued on 29April2021

General Date for pending Civil and Criminal cases in compliance to Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Web Link for Online Video Conferencing through Computer/ mobile as per direction of Hon’ble High Court Allahabad via Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021

Administrative Order No. 45 dated:April 27,2021 in compliance of Hon’ble High Court’s Letter no. 1946/LXXXVII-CPC/e-courts/Allahabad dated 26-04-2021 regarding functioning of district Court/ Tribunal keeping in view the increasing cases of COVID-19 in Districts.

Copy of Order dated 24.04.2021 in PUBLIC INTEREST LITIGATION (PIL) No. 564 of 2020

Administrative Order No. 43 dated:April 23,2021 in compliance of Hon’ble High Court’s Letter no. 1945/LXXXVII-CPC/e-courts/Allahabad dated 22-04-2021 keeping in view the increasing cases of COVID-19 in Districts.

Time-Slots for Court Wise Virtual Hearing in view of Hon’ble High Court’s Letter no. 1944/LXXXVII-CPC/e-Court/Allahabad dated 14-04-2021 regarding guidelines issued for the functioning of District Courts

NOTE- Also, Our Dedicated Email Address- dclakhimpur3@gmail.com has been created for receiving Bail/Anticipatory Bail Applications or Other Urgent Applications

Administrative Order No. 41/XV-31-2020 dated:April15,2021 in compliance of Hon’ble High Court’s Letter no. 1944/LXXXVII-CPC/e-Court/Allahabad dated 14-04-2021 keeping in view the increasing cases of COVID-19 in Districts.

Hon'ble District Judge Order regarding Closure of District Court Lakhimpur Kheri on 14-04-2021 for sanitization due to COVID-19 infection.

Regarding Closure of Family Court Lakhimpur Kheri on 14-04-2021 for sanitization due to COVID-19 infection.

Guidelines for functioning of District Courts from 6-04-2021 onwards keeping in view the increasing cases of COVID-19 in compliance to Hon'ble High Court's Letter no. 1941/LXXXVII-CPC/e-Court/Allahabad dated 05-04-2021

Auction Notice for Misc. Shops At District Court Lakhimpur Kheri for the Financial Year 2021-22 (dated: 02-03-2021)

Regarding Closure of District Court, Lakhimpur Kheri on Date 04-11-2020 due to Corona

Regarding Closure of Family Court, Lakhimpur Kheri on Date 04-11-2020 due to Corona

Web Link for Online Video Conferencing through Computer/Mobile during Closure of Courts on 04-11-2020

Regarding Closure of District Court, Lakhimpur Kheri on Date 17-10-2020 due to Corona

Regarding Closure of Family Court, Lakhimpur Kheri on Date 17-10-2020 due to Corona

Regarding Closure of District Court , Lakhimpur Kheri and Outlying Court Mohammadi on 22-09-2020 and 23-09-2020 due to Corona

Regarding Closure of Family Court, Lakhimpur Kheri on 22-09-2020 and 23-09-2020 due to Corona

Web Link for Online Video Conferencing through Computer/Mobile during Closure of Courts on 18-09-2020 and 19-09-2020

Regarding Closure of District Court , Lakhimpur Kheri on 18-09-2020 and 19-09-2020 due to Corona

Regarding Closure of Family Court, Lakhimpur Kheri on 18-09-2020 and 19-09-2020 due to Corona

Web Link for Online Video Conferencing through Computer/Mobile during Closure of Outlying Court, Mohammadi on 17-09-2020 and 18-09-2020

Regarding Closure of Outlying Court Mohammadi , Lakhimpur Kheri on 17-09-2020 and 18-09-2020 due to Corona

Web Link for Online Video Conferencing through Computer/Mobile during Closure of Courts on 15-09-2020 and 16-09-2020

Regarding Closure of District Court , Lakhimpur Kheri on 15-09-2020 and 16-09-2020 due to Corona

Regarding Closure of Family Court, Lakhimpur Kheri on 15-09-2020 and 16-09-2020 due to Corona

Web Link for Online Video Conferencing through Computer/Mobile during Closure of Courts on 10-09-2020 and 11-09-2020

Regarding Closure of District Court , Lakhimpur Kheri and Outlying Court Mohammadi on 10-09-2020 and 11-09-2020 due to Corona

Regarding Closure of Family Court , Lakhimpur Kheri on 10-09-2020 and 11-09-2020 due to Corona

Web Link for online Video Conferencing through Computer/Mobile during Closure of Court from 26-08-2020 to 28-08-2020.

Regarding Closure of District Court Lakhimpur Kheri and Outlying Court Mohammadi from date 26-08-2020 till 28-08-2020 due to Corona .

Regarding Closure of Family Court Lakhimpur Kheri from date 26-08-2020 till 28-08-2020 due to Corona .

Regarding Closure of District Court Lakhimpur Kheri and Outlying Court Mohammadi on date 24-08-2020 and 25-08-2020 due to Corona.

Regarding Closure of Family Court Lakhimpur Kheri on date 24-08-2020 and 25-08-2020 due to Corona.

Regarding Closure of Court Due to Corona.

Regarding Closure of Family Court Due to Corona.

Regarding Closure of District Court and Outlying Court Mohammadi Lakhimpur Kheri for 24hours on date 20-08-2020 for Sanitization due to Covid Infection. While Court Proceeding in Urgent Matters will be done through Virtual Court.

Regarding Closure of Family Court Lakhimpur Kheri on 20-08-2020 for Sanitization. While Judicial Work will be conducted according to Hon'ble Allahabad High Court's Letter No. 1293/LXXXVII-CPC/e-courts/Allahabad (dated 16-07-2020)

Hon'ble Allahabad Highcourt's Letter No. 1293 dated 16-07-2020 Regarding Mechanism for Opening of Courts Subordinate to High Court of Judicature at Allahabad and its Compliance Order as issued by Hon'ble District Judge, Lakhimpur Kheri

Order Dated 14.07.2020 Passed In Public Interest Litigation(PIL) No. 564 of 2020- In Re. Vs State of U.P. by Hon'ble Division Bench of Hon'ble Allahabad High Court

Order Dated 10.07.2020 Passed In Public Interest Litigation(PIL) No. 564 of 2020- In Re. Vs State of U.P. by Hon'ble Division Bench of Hon'ble Allahabad High Court

Hon'ble Allahabad Highcourt's Letter No. 1117 dated 03-06-2020 Regarding Mechanism/Modalities for Opening of Courts Subordinate to High Court of Judicature at Allahabad and its Compliance Order as issued by Hon'ble District Judge, Lakhimpur Kheri

IMPORTANT: Helpline Number for Queries Regarding Filing of Cases Through Email

Hon'ble Allahabad Highcourt's Letter dated 12-05-2020 Regarding Mechanism/Modalities for Functioning of District Courts Covered under Different Zones during the Period of Lockdown & thereafter and its Compliance Order as issued by Hon'ble District Judge, Lakhimpur Kheri

Hon'ble Allahabad Highcourt's Letter dated 05-05-2020 Regarding Mechanism for Functioning of District Courts Covered under Different Zones during the Period of Lockdown & thereafter and its Compliance Order as issued by Hon'ble District Judge, Lakhimpur Kheri

NOTE- Also, our Dedicated Email Address- dclakhimpur3@gmail.com can be Used As An Alternative Mode for Submitting Bail/Anticipatory Bail Applications or Other Urgent Applications including Written Arguments

Letter Dated 02-05-2020 Regarding Courts Subordinate To The High Court Of Judicature At Allahabad To Remain Closed Till Further Orders

Letter Regarding Courts Subordinate To The High Court Of Judicature At Allahabad To Remain Closed Till 03.05.2020 & its Compliance Order No. 08 as issued by Hon'ble District Judge, Lakhimpur Kheri

Compliance Of Order Dated 22.04.2020 Passed In Public Interest Litigation(PIL) No. 564 of 2020- In Re. Vs State of U.P.

Hon'ble Allahabad Highcourt's Letter dated 19-04-2020 Captioned- "Keeping in Abeyance the Direction Issued vide Letter No. 450/Infra Cell, Allahabad dated 18.04.2020 regarding opening of district courts from 20.04.2020, Till 27.04.2020" & its Compliance Order No. 07 as issued by Hon'ble District Judge, Lakhimpur Kheri

Order No. 50/ I-4-2020 Dated: April 10, 2020

Hon'ble Allahabad Highcourt's Letter dated 09-04-2020 Regarding Taking All Preventive and Remedial Measures for Combating the Impending Threat of COVID-19 in Subordinate Courts across the state and its Compliance Order as issued by Hon'ble District Judge, Lakhimpur Kheri

IMPORTANT- Release of Accused whose Bail Order Passed On or After 15-03-2020 But Failed to File Surety

IMPORTANT- Order And Judgement Of Hon'ble Highcourt Regarding Effect of Interim Order Whose Period Lapsed on account of Lockdown and Closure of Courts due to COVID-19 Pandemic

IMPORTANT- Corona COVID-19 Helpline

Lakhimpur Kheri Judgeship was created with effect from 13.9.1955. Before it, it was in Sitapur Sessions Division. Sitapur Sessions Division was comprising with District Sitapur and Kheri. At Kheri only two courts were permanently functioning, one was of Court of Munsif and the other was Court of Civil and Sessions Judge District & Sessions Judge Sitapur had his camp office at Kheri in Building, in which at present residence of District Judge is situated. Whenever there was increase of Civil and Criminal work, one Addl. Court also used to function here. The Civil court building at Kheri was constructed in 1932, consisting of five court rooms, Nazarat, Record Room, English Office, Library and other connected offices. New Court building consisting of 12 courts rooms were constructed in the year 1980. As present the sanctioned strength of the Courts is 23. Sanctioned Strength of class III is 158 and class IV is 107. On 28.11.1983 outlying court at tehsil Mohammdi was also created. Presently one Civil Judge (JD) and one Addl. Civil Judge (JD) are posted at Mohammdi to function

 

Chief Justice 
Hon’ble Mr. Justice Rajesh Bindal (CJ) 
Administrative Judge  
Hon’ble Mr. Justice Irshad Ali
District & Sessions Judge
Shri Mukesh Mishra

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