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In Re: Durga Charan, Pleadar and Section 12 of Act. Xviii of 1879 - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All290
AppellantIn Re: Durga Charan, Pleadar and Section 12 of Act. Xviii of 1879
Excerpt:
act xviii of 1879 (the legal practitioners' act), section 12 - conviction of pleader of criminal offence--case reported to the high court--argument allowed to show that conviction was illegal. - 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.....w. comer petheram, c.j., oldfield, brodhurst, mahmood and duthoit, jj.1. we do not consider that durga charan, pleader, should be either suspended or dismissed under section 12 of act xviii of 1879, and the judge may be informed accordingly.
Judgment:

W. Comer Petheram, C.J., Oldfield, Brodhurst, Mahmood and Duthoit, JJ.

1. We do not consider that Durga Charan, pleader, should be either suspended or dismissed under Section 12 of Act XVIII of 1879, and the Judge may be informed accordingly.


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