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About

The Family Courts Act, 1984 provides for establishment of Family Courts by the State Governments in consultation with the High Courts with a view to promote conciliation and secure speedy settlement of disputes relating to marriage and family affairs and family affairs and for matters connected therewith. Under Section3 (1) (a) of the Family Courts Act, it is mandatory for the State Government to set up a Family Court for every area in the State comprising a city or a town whose population exceeds one million. In other areas of the States, the Family Courts may be set up if the State Governments deems it necessary.

2. The main objectives and reasons for setting up of Family Courts are:

i. To create a SpecializedCourt which will exclusively deal with family matters so that such a court may have the necessary expertise to deal with these cases expeditiously. Thus expertise and expedition are two main factors for establishing such a court;

ii. To institute a mechanism for conciliation of the disputes relating to family;

iii. To provide an inexpensive remedy; and

iv. To have flexibility and an informal atmosphere in the conduct of proceedings.

The Committee on Empowerment of Women in its 5th Report suggested provision of Central assistance to the State Governments/ UT Administrations for establishment of Family courts.

A scheme of Central financial assistance was started in 2002-03 for setting up of Family Courts. As per the scheme, Central Government provides 50% of the cost of construction of the building of Family Court and residential accommodation of the Judge subject to a ceiling of Rs. 10 lakh as a one-time grant as Plan support and Rs. 5 lakh annually as the recurring cost under Non-Plan. The State Government is required to provide matching share. Plan scheme for construction of Family Court Building has been merged in the Centrally Sponsored Plan Scheme for Development of Infrastructure Facilities for the Judiciary and the Family Court (Non-Plan) Scheme has been discontinued from 2016-17.

The 14thFinance Commission endorsed the proposal of Department of Justice to strengthen the judicial system in States which includes, inter-alia, establishing 235 Family Courts at a cost of Rs.541.06 crore for the period of 5 years. The Finance Commission has urged the State Governments to use the additional fiscal space provide by the Commission in the tax devolution to meet such requirement.

As per the reports received from the State Governments / High Courts, 753 Family Courts are functional in the country as on 30th June, 2021.

Family Courts& Cases pending

As on June-2021

S.NO.

NAME of the States/UTs

No. Of FTCs Functional as on June-2021

No. Of Cases pending as on June-2021

1

Andhra Pradesh,

Amravati

16

10069

2

Assam

7

8958

3

Arunachal Pradesh

0

0

4

Mizoram

0

0

5

Nagaland

2

66

6

Bihar

39

62457

7

Chhattisgarh

26

17814

8

Delhi

21

46018

9

Goa

0

0

10

Maharashtra

40

58460

11

Gujarat

41

42977

12

Haryana

31

60981

13

Punjab

32

78975

14

Chandigarh

0

0

15

Himachal Pradesh

3

5274

16

Jammu & Kashmir

0

0

17

Jharkhand

24

17158

18

Karnataka

39

39876

19

Kerala

28

107467

20

Lakshadweep

0

0

21

Madhya Pradesh

47

50609

22

Manipur

4

921

23

Meghalaya

0

110

24

Odisha

27

46241

25

Rajasthan

47

48367

26

Sikkim

4

211

27

Tamil Nadu

39

32984

28

Puducherry

2

1512

29

Tripura

9

2995

30

Uttar Pradesh

189

390905

31

Uttarakhand

18

15160

32

West Bengal

2

1138

33

Andaman Nicobar

0

0

34

Teleangana

16

17198

35

Diu & Daman

0

0

36

Dadra & Nagar Haveli

0

0

37

Ladakh

0

0

 

Total

753

1164901

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