Skip to content


Jiwa Lal and ors. Vs. Magni Ram and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil;Property
CourtAllahabad High Court
Decided On
Judge
Reported in(1885)ILR7All336
AppellantJiwa Lal and ors.
RespondentMagni Ram and anr.
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.....w. comer petheram, c.j., oldfield, brodhurst, mahmood and duthoit, jj.1. this appeal cannot, proceed under section 622 of the civil procedure code, because the privy council has decided in amir hassan khan v. sheo bnkhsh singh i.l.r. 11 cal. 6 that only questions relating to the jurisdiction of the court can be entertained under that section. the appeal will be laid before a division bench for orders under section 551.
Judgment:

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

1. This appeal cannot, proceed under Section 622 of the Civil Procedure Code, because the Privy Council has decided in Amir Hassan Khan v. Sheo Bnkhsh Singh I.L.R. 11 Cal. 6 that only questions relating to the jurisdiction of the Court can be entertained under that section. The appeal will be laid before a Division Bench for orders under Section 551.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //