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AMBALA

History

According to Punjab Administration Report (1911-12), District Ambala was formed out of the lapsed and confiscated territories of ‘North-West Frontier’ in 1846 by the British representatives at Delhi. The District was placed in charge of Deputy Commissioner. He was given subordinate civil, criminal and fiscal powers. The Commissioner was superintendent of revenue & police and exercised the Civil appellate and the criminal original powers of a Sessions Judge.

In 1853 first Chief Commissioner was appointed as the head of the local executive administration.

In 1866 a Chief Court consisting of two Judges, a Civilian and a Barrister, was substituted for the Judicial Commissioner and was constituted the final appellate authority in civil and criminal cases with powers also of original criminal jurisdiction in cases where European British subjects were charged with serious offences and of original civil jurisdiction in special cases. In the year 1869, a third Judge, a Civilian, was added to the Court. The constitution of the Chief Court remained unaltered until 1881.

As a result of Punjab Re-organization Act 1966, the map of Ambala District was considerably shrinked. Similarly, the Judicial structure of Ambala District was also affected. The present strength, revised due to reorganization and due to separation of Judiciary from Executive is headed by the District & Sessions Judge at Ambala.
The Court of Special Railway Magistrate came into existence in the year 1974.
On the formation of Yamuna Nagar as a separate Sessions Division, Jagadhri was separated from Ambala on 28.09.2001 and on the creation of Panchkula as a Sessions Division, Panchkula was detached from Ambala Sessions Division on 02.05.2005.

 

Establishment of Family Court

Family Court, Ambala came into existence on 30.12.2011 vide Govt. of Haryana Notification no. 352 SW(3)/2011.

Officers posted in Family Court

Sr. No.

Name

UID No.

Designation

Station

Charge Assuming

Charge Relinquishing

1.                    

Ms. Neena Chaudhary

HR0015

D&SJ

Ambala

07.06.2012

07.04.2015

2.                    

Dr. Abdul Majid

HR0095

Addl. D&SJ

Ambala

08.04.2015

Till date

Pendency

CATEGORY WISE PENDENCY OF FAMILY COURT IN THE STATE OF HARYANA AS ON 31.01.2017

SR.NO.

Category

Ambala (Dr. Abdul Majid, AD & SJ, District Judge, Family Court, Ambala.

Civil Cases

1

Cases under the Hindu Marriage Act, 1955

920

2

All Suits/Petitions other than Hindu Marriage Act, 1955.(Guardianship & Wards Act)

79

3

Civil Misc.

31

4

Others (Applications U/s 24 of H.M.Act)

0

5

Executions

22

 

Total

1052

Criminal Cases

6

Cases Under Section 125, Code of Criminal Procedure, 1973

449

7

Executions

352

8

Crl. Misc.

19

9

Others (Interim Maintenance Application in cases U/s 125 Cr.P.C)

0

 

Total

820

 

Grand Total (Civil+Criminal)

1872

News and Events

  • Workshop at Chandigarh Judicial Academy

    "Workshop on Sensitization of Family Court Matters at Chandigarh Judicial Academy on 25-26 Feb, 2017 for Judicial Officers from Punjab, Haryana and Chandigarh.".

     

     

     

     

     

     

     

     

     

     

  • Workshop on Family Court at Ludhiana, Punjab

    "Workshop on Famiily Court to be held at Ludhiana, Punjab. Dates For Workshop to be announced later."

     

     

     

     

     

     

     

     

     

     

     

     

  • Workshop on Family Court at Rohtak, Haryana

    "Workshop on Famiily Court to be held at Rohtak, Haryana. Dates For Workshop to be announced later."