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Queen-empress Vs. Lalit Tiwari and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1899)ILR21All177
AppellantQueen-empress
RespondentLalit Tiwari and ors.
Excerpt:
.....rule 83 - finality of judgment or order of the high court--judgment or order not complete until sealed. - cantonments act[c.a. no. 41/2006]. section 346 & cantonment fund (servants rules, 1937, rules 13, 14 & 15: [h.l. gokhale, ag. cj, p.v. hardas, naresh h. patil, r.m. borde & r.m. savant, jj] jurisdiction of school tribunal constituted under maharashtra employees of private schools (conditions of service) regulations act, (3 of 1978) held, school run by the cantonment board is a primary school and it is not a school recognised by any such board comparable to the divisional board or the state board. the school tribunal constituted under section 8 of the maharashtra act cannot entertain appeals filed under section 9 by the employees working in schools which are established and.....arthur strachey, c.j. and knox, j.1. held that, having regard to the rules of the court, a judgment was not complete until it was sealed, and that until a judgment was sealed it might be altered by the judge concerned without the necessity of having recourse to any formal procedure by way of review of judgment.
Judgment:

Arthur Strachey, C.J. and Knox, J.

1. Held that, having regard to the rules of the Court, a judgment was not complete until it was sealed, and that until a judgment was sealed it might be altered by the Judge concerned without the necessity of having recourse to any formal procedure by way of review of judgment.


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