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Naurangi Kunwar Vs. Raghubansi Kunwar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1887)ILR9All231
AppellantNaurangi Kunwar
RespondentRaghubansi Kunwar
Excerpt:
.....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 administered by the cantonment board. teacher employed in the school run by cantonment board being covered under rule 2 (f) of the cantonment fund servants rules, 1937 can file appeal under rules 13, 14 and 15 to authorities provided therein against any order imposing any penalties etc. [deolali cantonment board v usha devidas dongre, 1993 mah. lj 74; 1993 lab ic 1858 overruled]. -- maharashtra employees of private schools (conditions of service) regulations act, 1978 [act no. 3/1978]. sections 9 & 2(21): jurisdiction of school tribunal whether a school run by cantonment board is not a recognised.....john edge, kt., c.j.1. i agree with the contention of mr. juala prasad that no appeal lies in this case to this court. the fresh certificate contemplated by section 6 of act xxvii of 1860 means a certificate granted to a person other than the person to whom the first certificate was granted. the appeal is dismissed with costs.oldfield, j.2. i concur.
Judgment:

John Edge, Kt., C.J.

1. I agree with the contention of Mr. Juala Prasad that no appeal lies in this case to this Court. The fresh certificate contemplated by Section 6 of Act XXVII of 1860 means a certificate granted to a person other than the person to whom the first certificate was granted. The appeal is dismissed with costs.

Oldfield, J.

2. I concur.


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