previous
District Websites
 
Year Book 2012
High Court Chandigarh
High Court Chandigarh
Photo Gallery

RULE AND ORDERS

OF

THE PUNJAB HIGH COURT: RULES AND ORDERS-VOLUME III

Corrected up to December 2008.

 

Please refer to Chapter "Appendix" at the end of the Volume to see the rules prior to amendment.

(Though every care has been taken to incorporate amendments/substitutions and additions, still, in case of any omission or mistake, the High Court or NIC shall not be responsible. always refer to the Published Gazette for authenticated version.)

 
Chapter Subject   Volume and Chapter

1.

PRACTICE IN THE TRIAL OF CRIMINAL CASES:-

   

Part A

General

  Volume III, Chapter 1 Part A

Part B

Initiation of proceedings

  Volume III, Chapter 1 Part B

Part C

(i) Attendance of Accused persons

  Volume III, Chapter 1 Part C (i)

(ii) Attendance of Prisoners in Criminal Courts

 

Volume III, Chapter 1 Part C (ii)

Part D

Procedure in enquiries and trials by Magistrate

  Volume III, Chapter 1 Part D

Part E

Record of evidence in Criminal Cases

  Volume III, Chapter 1 Part E

Part F

Dismissal of cases in default

  Volume III, Chapter 1 Part F

Part G

Miscellaneous matters in Connection with enquiries and Trials

  Volume III, Chapter 1 Part G

Part H

The Judgment

  Volume III, Chapter 1 Part H

2.

SUMMARY TRIALS

  Volume III, Chapter 2

3.

SECURITY CASES

  Volume III, Chapter 3

4.

TRIAL OF RIOT CASES

  Volume III, Chapter 4

5.

 

CASES UNDER SPECIAL AND LOCAL ACTS :-

 

 

Part A

The Indian Arms Act, 1878

  Volume III, Chapter 5 Part A

Part B

The Punjab Excise Act, 1914

  Volume III, Chapter 5 Part B

Part C

The Indian Opium Act, 1878

  Volume III, Chapter 5 Part C

Part D

The Indian Railways Act, 1890

  Volume III, Chapter 5 Part D

Part E

The Punjab Laws Act

  Volume III, Chapter 5 Part E

6.

CASES AGAINST GOVERNMET SERVANTS:-

   

Part A

General

  Volume III, Chapter 6 Part A

Part B

Crimininal Cases against Police Officers

 

Volume III, Chapter 6 Part B

Part C

Criminal Cases affecting Persons belonging to the Armed forces

  Volume III, Chapter 6 Part C

7.

MAINTENANCE CASES:-

   

Part A

Proceedings under Section 488, Criminal Proceedure Code

  Volume III, Chapter 7 Part A

Part B

Enforcement of Maintenance Orders between Inda and other countries on reciprocal basis

  Volume III, Chapter 7 Part B

8.

OFFENCES AFFECTING ADMINISTRATION OF JUSTICE AND CONTEMPT'S COURT:-

   

Part A

Offences affecting the Adminsitration of Justice

  Volume III, Chapter 8 Part A

Part B

Contempt's of Courts.

  Volume III, Chapter 8 Part B

9.

WITNESS. CRIMINAL COURTS:-

 

 

Part A

Expenses

  Volume III, Chapter 9 Part A

Part B

Instructions in order to check frauds and embezzlements of diet and road moeny of witnesses.

  Volume III, Chapter 9 Part B

Part C

Commissions

  Volume III, Chapter 9 Part C

Part D

Expert Witnesses

  Volume III, Chapter 9 Part D

10.

BAIL AND RECOGNIZANCE

  Volume III, Chapter 10

11.

POLICE:-

   

Part A

Investigation

  Volume III, Chapter 11 Part A

Part B

Remands to Police Custody

  Volume III, Chapter 11 Part B

Part C

Investigation Parades

  Volume III, Chapter 11 Part C

Part D

Cancellation of cases reported by Police.

  Volume III, Chapter 11 Part D

Part E

Custody of Property sent in by the Police.

  Volume III, Chapter 11 Part E

Part F

Inspection by Police Officers of Records and Orders affecting the working of the Police.

 

  Volume III, Chapter 11 Part F

Part G

Information of conviction in Complaint cases to be furnished to the police.

  Volume III, Chapter 11 Part G

Part H

Miscellaneous

  Volume III, Chapter 11 Part H

12.

POLICE DIARIES AND STATEMENTS BEFORE THE POLICE

  Volume III, Chapter 12

13.

CONFESSIONS AND STATEMENTS OF ACCUSED PERSONS

  Volume III, Chapter 13

14.

APPROVES

  Volume III, Chapter 14

15.

PROCEEDINGS AGAINST ABSCONDERS AND RECORD OF EVIDENCE IN THEIR ABSENCE:-

 

 

 

Part A

Measures to enforce appearance

  Volume III, Chapter 15 Part A

Part B

Record of evidence in the absence of the accused

  Volume III, Chapter 15 Part B

16.

EXTRADITION AND FOREIGN JURISDICTION (CRIMINAL COURTS):-

 

 

 

Part A

Extradition from British India

  Volume III, Chapter 15 Part A

Part B

Extradition to British India

  Volume III, Chapter 16 Part B

Part C

Jurisdiction of Criminal Courts in regard to offences committed beyond the limits to British India.

  Volume III, Chapter 16 Part C

Part D

Mescellaneous

  Volume III, Chapter 16 Part D

17.

LUNATICS:-

 

 

Part A

General

  Volume III, Chapter 17 Part A

Part B

Criminal Lunatics-Enquity

  Volume III, Chapter 17 Part B

Part C

Criminal Lunatics-Detention

  Volume III, Chapter 17 Part C

Part D

Non-Criminal Lunatics

  Volume III, Chapter 17 Part D

18.

MEDICO LEGAL WORK:-

 

 

 

Part A

Post-mortem Examinations

  Volume III, Chapter 18 Part A

Part B

References to the Chemical Examiner

  Volume III, Chapter 18 Part B

Part C

Rules for the guidance of Police Officer regarding the submission of blood-stain cases to the serologist at Calcutta

  Volume III, Chapter 18 Part C

Part D

Gemeral

  Volume III, Chapter 18 Part D

19.

SENTENCES:-

   

Part A

General

  Volume III, Chapter 19 Part A

Part B

Fine

  Volume III, Chapter 19 Part B

Part C

Imprisonment

  Volume III, Chapter 19 Part C

Part D

Detention in Reformatory School

  Volume III, Chapter 19 Part D

Part E

Death Sentences

  Volume III, Chapter 19 Part E

20.

EXECUTION OF SENTNCES

   

Part A

Fine

  Volume III, Chapter 20 Part A

Part B

Warrants for execution

 

Volume III, Chapter 20 Part B

Part C

Imprisonment for life

  Volume III, Chapter 20 Part C

Part D

Sentence of death

  Volume III, Chapter 20 Part D

Part E

Execution of the orders of Criminal Appellate Courts and Courts of Revision Suspe

  Volume III, Chapter 20 Part E

Part F

Suspension and Remission of Sentences

  Volume III, Chapter 20 Part F

21.

FIRST OFFENDERS

  Volume III, Chapter 21

22.

YOUTHFUL OFFENDERS

 

 

Part A

General

  Volume III, Chapter 22 Part A

Part B

Children's Courts

  Volume III, Chapter 22 Part B

Part C

Reformatory Schools

  Volume III, Chapter 22 Part C

Part D

Borstal Jail

  Volume III, Chapter 22 Part D

23.

HABITUAL OFFENDERS

 

 

 

Part A

Preventive measures

  Volume III, Chapter 23 Part A

Part B

Enhanced sentences

  Volume III, Chapter 23 Part B

Part C

Definition and classification of Habitual Criminals

  Volume III, Chapter 23 Part C

Part D

Residence of Released convicts

  Volume III, Chapter 23 Part D

Part E

Identification of reconvicted Prisoners

  Volume III, Chapter 23 Part E

Part F

Rules framed under the provisins of Restrictionof Habitual Offender's (Punjab) Act, 1981

  Volume III, Chapter 23 Part F

24.

SESSIONS CASES

 

 

 

Part A

Commitment

  Volume III, Chapter 24 Part A

Part B

Trial of Sessions cases

  Volume III, Chapter 24 Part B

Part C

Providing an accused person with legal advice before a Sessions Court in certain case.

  Volume III, Chapter 24 Part C

25.

APPEAL AND REVISION-CRIMINAL

   

Part A

Adminission of petitions

  Volume III, Chapter 25 Part A

Part B

The submission of records to the High Corut for puposes of revision

  Volume III, Chapter 25 Part B

Part C

Procedure in hearing Criminal appeals

  Volume III, Chapter 25 Part C

Part D

Notice of appeal

  Volume III, Chapter 25 Part D

Part E

Appeals from orders of acquittal

  Volume III, Chapter 25 Part E

Part F

Appeals in security cases

  Volume III, Chapter 25 Part F

Part G

Supply of copues to appellants and applicants for revision,and transmission of appeals and applications of prisoners to appellants and Revisional Courts

  Volume III, Chapter 25 Part G

Part H

Transmission of Appellate courts's Orders to Lower Courts

  Volume III, Chapter 25 Part H

26.

TRANSFER OF CASES:-

 

 

Part A

General

  Volume III, Chapter 26 Part A

Part B

Records in transfer cases

  Volume III, Chapter 26 Part B

27.

JUFIVISL LOCK-UPS

  Volume III, Chapter 27

28.

JURORS:-

 

 

 

Part A

Trials by Jury

 

New

Part B

Selection of Jury

  Volume III, Chapter 28 Part B

Part C

Payment of Expenses to Jurors

  Volume III, Chapter 28 Part C

Part D

Persons exempted from liablilty to Serve as Jurors

  Volume III, Chapter 28Part D

29.

PUBLICE PROCESUTORS

 

 

Part A

Appointments

  Volume III, Chapter 29 Part A

Part B

Supply of copies to the Advocates General and Public Prosecutors

  Volume III, Chapter 29 Part B

30.

JUDICIAL POWERS- CRIMINAL

 

 

Part A

Powers of Criminal Courts

  Volume III, Chapter 30 Part A

Part B

Conferment of Criminal Magisterial Powers

  Volume III, Chapter 30 Part B

Part C

Conferment of Criminal Ma

  Volume III, Chapter 30 Part C

31.

SESSIONS DIVISIONS

  Volume III, Chapter 31

32

APPENDIX

 

Rules Prior to Amendments (1 to11)

       
 

Latest Important

Judgments

Down Up

SMS Case Enquiry

 

PHFC[SPACE][DIARY No]

e.g. PHFC 25478

 

SMS to 56767

Know More

national data grid
citizen charter
Supreme Court of India