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Gaya Parshad Vs. Bhup Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1875)ILR1All180
AppellantGaya Parshad
RespondentBhup Singh and ors.
Excerpt:
act viii of 1859, section 6 - act xxiii of 1861, section 38--execution of decree-- miscellaneous proceedings--transfer. - 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.....1. in our judgment the provisions of section 6, act viii of 1859, are extended to miscellaneous proceedings, and inasmuch as we have this day held on a reference in the case of harshankar parshad that proceedings in execution fall within the term 'miscellaneous proceedings' in section 38, we reply that the judge had power to transfer the proceedings in the case out of which this reference arose.
Judgment:

1. In our judgment the provisions of Section 6, Act VIII of 1859, are extended to miscellaneous proceedings, and inasmuch as we have this day held on a reference in the case of Harshankar Parshad that proceedings in execution fall within the term 'miscellaneous proceedings' in Section 38, we reply that the Judge had power to transfer the proceedings in the case out of which this reference arose.


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