Shivamogga

About Shivamogga Court

HISTORY

District & Sessions Court, Shivamogga has been established before 1-6-1956 as per acquittance roll maintained in this Court. Formerly, Shivamogga District & Sessions Court had jurisdiction over the three District of Shivamogga, Chitradurga and Chikmagalur. Its jurisdiction was confined to the Shivamogga District after new District Courts were established at Chitradurga and Chikmagalur with effect from 01-10-1964 and 01-11-1965 respectively. Shivamogga District Court had administrative control over the Districts of Shivamogga, Chitradurga and Chikmagalur till 19-10-1978 and from that date the above three Districts have independent administration over their respective Districts. District & Sessions Judge is the highest judicial authority in the District. A spacious composite Court building was constructed near the Deputy Commissioner’s office at Balraj Urs Road, Shivamogga to house the various Courts at Shivamogga which started function from 02-12-1973.

DISTRICT

Shivamogga District is consisting of 7 (Seven) Taluks viz., 1) Shivamogga 2) Bhadravathi 3) Sagar 4) Shikaripur 5) Thirthahalli 6) Hosanagar 7) Sorab

 

JURISDICTION OF DISTRICT COURT, SHIVAMOGGA
Territorial Jurisdiction Whole of Revenue District of Shivamogga.
CIVIL
Pecuniary and other Jurisdiction.
To try, hear and dispose of: 1. Original suits-unlimited jurisdiction. 2. Appeals against the judgments of the Senior Civil Judge, Shivamogga, Sagar, Bhadravathi and Sorab where the pecuniary value does not exceed Rs. 10 Lakh. 3. Execution cases relating to suits disposed off by this court and relating to decree transferred from other courts to this court.  
CRIMINAL
 
To try, hear and dispose off: 1. Sessions Cases. 2. Criminal Appeals. 3. Criminal Revision Petitions. 4. Criminal Misc.cases.
Special Jurisdiction
CIVIL To try, hear and dispose off: 1. Compensation claim cases U/S 110-A of the Indian Motor Vehicles Act, 1939. 2. Appeals U/s 6 of the Karnataka Private Educational Institutions (Discipline and Control) Act, 1975.   3. Appeals preferred under the provisions of Karnataka Shops and Establishments Act. 4. Appeals or revision preferred under the provisions of Karnataka Rent Control Act, 1961. 5. Cases coming under the provisions of the State Finance Corporation Act, 1951. 6. Cases filed under the provisions of Guardian and Wards Act. 7. Cases filed under the Indian Trade and Merchandise Marks Act, 1958. 8. Cases filed under the provisions of Indian Succession Act and Appeals preferred in respect of cases under the said act disposed of by the Subordinate Courts. 9. Appeals preferred under the Karnataka Public Premises (Eviction of Unauthorised occupants) Act, 1961.
 
10.Appeals filed under the provisions of Karnataka Village Panchayath and Local Boards Act, 1959. 11.Appeals filed under the provisions of Karnataka Municipalities Act 22 of 1964 relating to the Election of President and Vice Presidents of the Municipal Councils. 12.Execution Cases relating to compensation claims cases under Sec. 110-A of the Indian Motor Vehicles Act, 1939 disposed of by this court (Inserted as per Govt. Notification dated 6th January 1984 under No. HD 8 TRR 82). 13.Cases relating to Election disputes of Adhyaksha and Upadhyaksha of Zilla Parishad under Sec. 165 of Karnataka Zilla Parishad’s Act 1983.
 
CRIMINAL To hear and dispose of: 1. To hear and dispose of all the appeals arising out of Conviction and sentences passed by the Magistrates under the provisions of the Special Enactments. 2. Cases filed under the Prevention of Corruption Act. 3. Revision cases arising out of the cases relating to property tax matters under the Karnataka Municipalities Act No. 22 of 1964. 4. Cases filed under the provision of Scheduled Caste / Scheduled Tribes (Prevention of Atrocities) Act 1989. 5. Cases filed under Narcotic Drugs and Psychotropic Substance Act. 6. Cases filed under Section 153 of Electricity Act, 2003. 7. To try the offences arising out of Human Rights under Protection of Human Rights Act 1993. 8. Cases filed under Protection of interest of Depositors in Financial Establishment Act (2004). 9.Protection of Child Rights Act, 2005.10.Drugs and Cosmetics (Amendment) Act 2008.11.Food Safety and Standards Act, 2006.12.Protection of Children from Sexual Offences Act, 2012.
Population
Sl. No. Name of Taluk Total population (As per 2011 Census)
1.
Shivamogga Taluk
5,07,083
2.
Bhadravathi Taluk
3,39,930
3.
Sagar Taluk
2,06,112
4.
Shikaripur Taluk
2,41,943
5.
Sorab Taluk
2,00,843
6.
Thirthahalli Taluk
1,41,453
7.
Hosanagar Taluk
1,18,148
NAME OF TALUKA COURTS UNDER THE DISTRICT
 
SHIVAMOGGA TALUK

1. Prl. District & Sessions Court, Shivamogga.

2. I Addl. District & Sessions Court, Shivamogga.

3. II Addl. District & Sessions Court, Shivamogga.

4. III addl.District & Sessions Court, Shivamogga.

5. Family Court, Shivamogga.

6. Prl. Senior  Civil Judge & CJM, Shivamogga.

7. I Addl.  Senior  Civil Judge & CJM, Shivamogga.

8. II Addl. Senior Civil Judge & JMFC, Shivamogga.

9. Prl. Civil Judge & JMFC,  Shivamogga.

10. I Addl.  Civil Judge & JMFC,  Shivamogga.

11. II Addl.  Civil Judge & JMFC,  Shivamogga.

12. III Addl.  Civil Judge & JMFC,  Shivamogga.

13. IV Addl.  Civil Judge & JMFC,  Shivamogga.

14. J. M. F. C., (II Court), Shivamogga.

 
BHADRAVATHI TALUK
 

1. IV Addl. District & Sessions Court, Bhadravathi.

2. Prl.  Senior  Civil Judge & JMFC.,Bhadravathi.

3. Addl. Senior  Civil Judge & JMFC.,Bhadravathi.

4. Prl. Civil Judge  & Addl.JMFC., Bhadravathi

5. I Addl. Civil Judge & JMFC., Bhadravathi.

6. II Addl. Civil Judge & JMFC., Bhadravathi.

7. III Addl. Civil Judge & JMFC., Bhadravathi.

 
SAGAR TALUK
 

1. V Addl. District & Sessions Court, Sagar.

2. Prl. Senior  Civil Judge & JMFC., Sagar.

3. Addl. Senior Civil Judge & JMFC., Sagar.

4. Prl. Civil Judge & JMFC., Sagar.

5. Addl.Civil Judge & Addl.JMFC., Sagar

 
SHIKARIPUR TALUK
 

1. Senior Civil Judge & JMFC., Shikaripur.

2. Prl.Civil Judge & JMFC., Shikaripur

3. Addl.Civil Judge & JMFC, Shikaripur.

 
SORAB TALUK
 

1. Senior Civil Judge & JMFC., Sorab.

2. Civil Judge & JMFC., Sorab.

 
THIRTHAHALLI TALUK
 

1.  Senior Civil Judge & JMFC., Thirthahalli

2. Prl. Civil Judge & JMFC., Thirthahalli.

3. Addl. Civil Judge & JMFC., Thirthahalli.

 
HOSANAGAR TALUK
 

1. Prl. Civil Judge & JMFC., Hosanagar.

2. Addl. Civil Judge & JMFC., Hosanagar.

   

 

Infrastructure

The main building of this court complex is accommodating for 12 Courts i.e., (1) District & Sessions Courts-04,   (2) Senior Civil Judge & CJM., Courts-03,  (3) Civil Judge & JMFC., Courts-05 including Bar Association and the annex building of this court complex  is accommodating for 3 Courts  i.e (1) Family Court -01 (2) J. M. F. C. II & J. M. F. C III Courts-02 including District Legal Services Authority /Mediation Centre and also offices of Public Prosecutors/ Government Pleaders etc.  There is toilet room for both male and female employees separately.

 

Staff Sanctioned Strength of District:  (As on 31.01.2018)

 

Sl. No. Name of the posts Sanctioned Strength Working Strength
1 C.A.O 1 1
2 Software Technician 1 1
3 Sheristedars 45 41
4 Judgment Writers 7 4
5 Stenographers 61 47
6 First Division Assistants 95 79
7 Second Division Assistants 135 87
8 Senior Typists 4 0
9 Typists 63 42
10 Typist-Copyists 34 24
11 Bailiffs 42 40
12 Process Servers 99 72
13 Driver 3 3
14 Attender/Jamadar 65 40
15 Peons 116 29
16 Sweeper cum watchman 1 0
  Total 772 510

 

CONTACT INFORMATION, LOCATION MAP

CONTACT TELEPHONE NO:

PRL. DISTRICT & SESSIONS JUDGE, SHIVAMOGGA,

Composite Court Building,

Balraj Urs Road,

Near D.C. Office,

Shivamogga.

Telephone No: 08182-270321.