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Ganga Bakhsh Singh Vs. Dalip Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad High Court
Decided On
Judge
Reported in(1902)ILR24All13
AppellantGanga Bakhsh Singh
RespondentDalip Singh and ors.
Excerpt:
act no. xiv of 1801 (oudh courts act), section 8 - appeal--jurisdiction--appeal below heard by a court not properly constituted practice. - 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.....hobhouse, j.1. in this case their lordships will humbly advise his majesty to discharge the decree of the additional judical commissioner of oudh of the 17th of august, 1396, to allow the appeal, and to remand the case to the court of the judicial commissioner of oudh, to be tried by the judicial commissioner and the additional judicial commissioner sitting together, as provided by law.2. their lordships give no costs of the present proceedings.
Judgment:

Hobhouse, J.

1. In this case their Lordships will humbly advise His Majesty to discharge the decree of the Additional Judical Commissioner of Oudh of the 17th of August, 1396, to allow the appeal, and to remand the case to the Court of the Judicial Commissioner of Oudh, to be tried by the Judicial Commissioner and the Additional Judicial Commissioner sitting together, as provided by law.

2. Their Lordships give no costs of the present proceedings.


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