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Amarsi Vs. Dayal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom50
AppellantAmarsi
RespondentDayal
Excerpt:
stamp - arbitration--award--partition. - 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 under article 141 of the constitution of india. said.....west, j.1. as the instrument in question is signed by the parties interested by way of assent to the award it thus becomes an instrument of partition and should be stamped accordingly.
Judgment:

West, J.

1. As the instrument in question is signed by the parties interested by way of assent to the award it thus becomes an instrument of partition and should be stamped accordingly.


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