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Jagjivan Amirchand Vs. Hasan Abraham and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1883)ILR7Bom179
AppellantJagjivan Amirchand
RespondentHasan Abraham and ors.
Excerpt:
limitation act xv of 1877, section 7 - suit by guardian of minor--application by minor for execution of decree. - maharashtra scheduled castes, scheduled tribes, de-notified tribes (vimukta jatis), nomadic tribes, other backward classes and special backward category (regulation of issuance and verification of) caste certificate act (23 of 2001), sections 6 & 10: [s.b. mhase, a.p. deshpande & p.b. varale, jj] caste certificate petitioner seeking appointment against the post reserved for member of schedule tribe his caste certificate was invalidated subsequently held, his appointment would not be protected. the observations/directions issued by supreme court in para 36 of judgment in the case of state v millind reported in 2001 91) mah. lj sc 1 is not the law declared by supreme court.....charles sargent, kt., c.j.1. we do not think the application is barred. see khodabux v.budree narain singh i.l.r. 7 cal 137.
Judgment:

Charles Sargent, Kt., C.J.

1. We do not think the application is barred. See Khodabux v.Budree Narain Singh I.L.R. 7 Cal 137.


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