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Muhammad Ali Khan and ors. Vs. Jas Ram and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported in(1914)ILR36All46
AppellantMuhammad Ali Khan and ors.
RespondentJas Ram and ors.
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.....henry richards, c.j. and pramada charan banerji, j.1. we are unable to hold that the view taken by the learned judge of this court was wrong. we accordingly dismiss the appeal, but without costs.
Judgment:

Henry Richards, C.J. and Pramada Charan Banerji, J.

1. We are unable to hold that the view taken by the learned Judge of this Court was wrong. We accordingly dismiss the appeal, but without costs.


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