PRINCIPAL DISTRICT COURT OF PUDUCHERRY

Family Court of Puducherry

ABOUT FAMILY COURT OF PUDUCHERRY

      A Family Court for the whole of the Union Territory of Puducherry as provided under the Family Courts Act, 1984 has been constituted vide G.O.Ms.No.4/90-LLD, dated 24/1/1990 of the Law and Labour Department, Puducherry to deal with the cases of maintenance claims, divorce petitions guardianship petitions etc.

    The Family Court has initially conducted only Camp sitting in the out-lying regions of Karaikal and Mahe which are having a District Court and a Subordinate Court respectively at Karaikal and Mahe.

    The Government of Puducherry with the concurrence of the High Court of Judicature at Madras has earlier delinked the regions of Karaikal and Mahe from the jurisdiction of the Family Court established for the whole of the Union Territory of Puducherry by virtue of the Notification issued in the G.O.Ms.No.44/95-LD, dated 31/10/1995 of the Law Department, Puducherry and later the Yanam region by virtue of the Notification issued in the G.O.Ms.No.398/2000-LD, dated 13/9/2000 of the Law Department, Puducherry.

   All the matrimonial cases in the Karaikal, Mahe and Yanam, regions were entrusted to the respective Courts in the said regions.