Cases under the Hindu Marriage Act relating to Divorce, Restitution of Conjugal Rights and permanent alimony etc. are tried exclusively by Matrimonial Courts. These Courts are functioning in Tis Hazari Complex,  Karkardooma Court Complex and Rohini.

 

 

The petitions are to be filed in the central registry situated in  Tis Hazari and then the cases are assigned by Ld. District Judge to respective Courts. For a complete list of Matrimonial Courts, please press here.