Welcome to Delhi District Courts
Re-typing/skill test for the candidates in the FIRST BATCH ONLY OF THE JJA EXAMINATION shall be conducted on 15.04.2018, Due to Technical Updations the weblinks www.delhicourts.thc.nic.in :: www.delhicourts.phc.nic.in :: www.delhicourts.kkd.nic.in :: www.delhicourts.dwarka.nic.in  :: www.delhicourts.saket.nic.in are under maintenance.  The same will be functional soon.  We regret the inconvenience.


Main Links

 

 

 

 

Cause List

Delhi High Court Judgment

Delhi Government

 

 

 

Daily Orders

E-Court

Vulnerable Witness Deposition Complex

 

 

 

Case Status

Mediation Center

E-Magazine

 

 

 

 

 

 

Judgments

Circulars

Judges on Leave

 

 

 


Delhi as a distinct legal entity was recognized by the Proclamation Notification No.911 dated 17.09.1912 issued by Governor General of India in Council.  By this Notification, Delhi came under the immediate authority and management of the Governor General of India in Council and Mr. William Malcolm Hailey, C.I.E., I.C.S. was appointed the first Chief Commissioner of Delhi.  Simultaneously the Delhi Laws Act, 1912 was enacted for enforcing the existing laws in Delhi             More...            

 
Related  
DSLSA Family Courts
History Important Links
Application Forms Calendar
E-Journals Credits / Disclaimer
 
Information   Notices
Statistics Tender & Bids RTI
Recruitment Pleading Forms Photo Gallery
Practice Directions Bare Acts Bar Associations
Pendency of 5 or 10 year old cases Citizen Charter English-Hindi Legal & Administrative Dictionary
DDC Estb. Rules Compassionate Appointment Rules -2010 User Hand Book