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Ghansham Singh Vs. Lal Singh - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1887)ILR9All61
AppellantGhansham Singh
RespondentLal Singh
Excerpt:
.....the act cannot entertain appeals filed under section 9 by the employees working in schools which are established and administered by the cantonment board. [deolali cantonment board v usha devidas dongre, 1993 mah.lj 74; 1993 lab ic 1858 overruled]. - 1. the applicant for review of judgment in this case was absent at the hearing before the full bench, and we are satisfied that his absence is accounted for by a mistake which was made in not serving him with notice of that hearing.john edge, kt., c.j.1. the applicant for review of judgment in this case was absent at the hearing before the full bench, and we are satisfied that his absence is accounted for by a mistake which was made in not serving him with notice of that hearing. we are of opinion that, under the circumstances, the applicant's absence at the hearing comes within the words 'any other sufficient reason 'used in section 623 of the civil procedure code. the review of judgment is granted, and the appeal will be restored to the file of pending appeals and heard before the full bench. let next saturday week be fixed for the hearing and notices issue to the parties.straight, oldfield, brbdhurst, and tyrrell, jj.2. concurred.
Judgment:

John Edge, Kt., C.J.

1. The applicant for review of judgment in this case was absent at the hearing before the Full Bench, and we are satisfied that his absence is accounted for by a mistake which was made in not serving him with notice of that hearing. We are of opinion that, under the circumstances, the applicant's absence at the hearing comes within the words 'any other sufficient reason 'used in Section 623 of the Civil Procedure Code. The review of judgment is granted, and the appeal will be restored to the file of pending appeals and heard before the Full Bench. Let next Saturday week be fixed for the hearing and notices issue to the parties.

Straight, Oldfield, Brbdhurst, and Tyrrell, JJ.

2. Concurred.


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