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Ramji Das and ors. Vs. Umrao Singh - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtAllahabad
Decided On
Judge
Reported in(1914)ILR36All51
AppellantRamji Das and ors.
RespondentUmrao Singh
Excerpt:
act no. i of 1877 (specific relief act), section 9 - possessory title--suit for recovery of possession--plaintiff in actual possession without title ousted by defendants having no title all. - 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.....henry richards, c.j. and pramada charan banerji, j.1. having regard to the circumstances of this case and to the pleadings, we cannot say that it was wrong to grant to the plaintiff a decree for possession of the property in suit. we, therefore, dismiss the appeal with costs.
Judgment:

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

1. Having regard to the circumstances of this case and to the pleadings, we cannot say that it was wrong to grant to the plaintiff a decree for possession of the property in suit. We, therefore, dismiss the appeal with costs.


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