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HISAR

History

During the Reign of East India Company, the Court at Hisar came into being around 1832. It was then affiliated to Allahabad High Court. Subsequently, it had a District Court which used to deal with three kinds of cases civil, criminal and revenue. For civil and criminal jurisdiction, the Hisar District court was initially in the Ferozpur Sessions Division and it was only in 1915 that the Hisar Court was upgraded as a Sessions Division and the court of District & Sessions Judge was duly located at Hisar. Earlier the jurisdiction of Hisar Sessions Division was far and wide spread which included Fatehabad, Sirsa and Bhiwani Districts but with the passage of time Sessions Division were setup at Bhiwani, Sirsa and Fatehabad.

After the separation of judiciary from the executive on 02.10.1964, the Additional District Magistrates were designated as Chief Judicial Magistrates and Shri R.R.Dhir was the first Chief Judicial Magistrate at Hisar, as per record.

 

Establishment of Family Court

Family Court, Hisar came into existence on 08.11.2007 vide Govt. of Haryana Notification no. S. O. 92/CA/1984/S. 3/2007.

 

Officers posted in Family Court


Sr. No.

Name

UID No.

Designation

Station

Charge Assuming

Charge Relinquishing

1.        

Ms. Bimlesh Tanwar

HR0044

Addl. D&SJ

Hisar

01.06.2009

08.04.2010

2.                    

Sh. Chander Bhan

Not allotted

Addl. D&SJ

Hisar

12.04.2010

31.03.2012

3.                    

Sh. Ved Pal Gupta

HR0031

Addl. D&SJ

Hisar

02.04.2012

07.04.2015

4.                    

Sh. Prithvi Raj Sharma

HR0119

Addl. D&SJ

Hisar

09.04.2015

Till expired on 03.08.2016

5.                    

Mrs. Alka Malik

HR0089

Addl. D&SJ

Hisar

13.09.2016

Till date        

 

Pendency

 

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

SR.NO.

Category

Hisar (Ms. Alka Malik, District Judge, Family Court, Hisar)

Civil Cases

1

Cases under the Hindu Marriage Act, 1955

1439

2

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

121

3

Civil Misc.

39

4

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

111

5

Executions

380

 

Total

2090

Criminal Cases

6

Cases Under Section 125, Code of Criminal Procedure, 1973

831

7

Executions

0

8

Crl. Misc.

13

9

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

0

 

Total

844

 

Grand Total (Civil+Criminal)

2934

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."