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Proceeding
  • Main
  • Original Side
  • Civil Jurisdiction
  • Criminal Jurisdiction
  • The functions of Bombay High Court to carry out day to day business of judicial work , has been divided on its establishments , known as High Court Original Side and Appellate Side.

    The Establishment of Appellate Side has Civil Jurisdiction & Criminal Jurisdiction and the matters are being taken up for hearing on its Benches spread over the Maharashtra State viz. Bombay , Nagpur , Aurangabad & Panjim(Goa).

    The territorial Jurisdiction of the various Benches is as follows : ----

    IN THE HIGH COURT OF JUDICATURE AT BOMBAY
    Bombay Nagpur Bench Aurangabad Bench Goa Bench
    1. Bombay
    2. Kolhapur
    3. Nashik
    4. Pune
    5. Raigad
    6. Ratnagiri
    7. Satara
    8. Sangli
    9. Sindhudurg
    10. Solapur
    11. Thane
    12. Dadra & Nagar Haveli at Silvassa
    13. Daman
    14. Diu
    1. Akola
    2. Amravati
    3. Bhandara
    4. Buldhana
    5. Chandrapur
    6. Nagpur
    7. Wardha
    8. Yavatmal
    1. Ahmednagar
    2. Aurangabad
    3. Beed
    4. Dhule
    5. Jalna
    6. Jalgaon
    7. Latur
    8. Nanded
    9. Osmanabad
    10. Parbhani
    1. North Goa(Panaji)
    2. South Goa(Margao)