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Gangadhar Bhivrav Vs. Datto Krishnaji - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom368
AppellantGangadhar Bhivrav
RespondentDatto Krishnaji
Excerpt:
civil procedure code act xiv of 1882 sections 344, 351 and 356 - in vency--jurisdiction--execution ofa decree--sale--completion of sale. - 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.....charles sargent, c.j.1. as the declaration of insolvency was ultra vires, the subordinate judge should take no further steps to give effect to it, and leave the parties concerned to take such measures as they may be advised.
Judgment:

Charles Sargent, C.J.

1. As the declaration of insolvency was ultra vires, the Subordinate Judge should take no further steps to give effect to it, and leave the parties concerned to take such measures as they may be advised.


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