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Kali Charan Rai and ors. Vs. Ajudhia Rai and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1880)ILR2All150
AppellantKali Charan Rai and ors.
RespondentAjudhia Rai and ors.
Excerpt:
.....first part of the definition of being recognised is concerned, it includes, as stated above, four directors, the divisional boards and four state boards. the second part of this definition which comes after the comma refers to any officer authorised by director or by any of such boards. the question to be examined is whether school run by the cantonment board could be said to be one run by any such boards. a private school has to be recognised by the state or the divisional board or by any officer authorised in that behalf. when this phrase namely: recognised by any officer authorised by the director or by any such boards, is included in the latter part of section 2(21), such boards will be of the level of the state board or the divisional board. the boards referred to in the definition.....pearson, j.1. the value of the subject-matter in dispute in this suit appears to us to be the difference between rs. 3,000 and rs. 6,000 or thereabouts. we are therefore of opinion that the appeal preferred to the zila judge was cognizable by him, and we accordingly allow this application with costs, set aside the lower court's order, and direct it to replace the appeal on its file and to dispose of it according to law.
Judgment:

Pearson, J.

1. The value of the subject-matter in dispute in this suit appears to us to be the difference between Rs. 3,000 and Rs. 6,000 or thereabouts. We are therefore of opinion that the appeal preferred to the Zila Judge was cognizable by him, and we accordingly allow this application with costs, set aside the lower Court's order, and direct it to replace the appeal on its file and to dispose of it according to law.


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