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Ram Bakhsh Vs. Durjan and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1887)ILR9All392
AppellantRam Bakhsh
RespondentDurjan and ors.
Excerpt:
evidence - bond--contemporaneous oral agreement providing for mode of repayment--act i of 1872 (evidence act), section 92. - 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 under section 9 by the employees working in schools which are.....john edge, kt., c.j.tyrrell, j.2. concurred.
Judgment:

John Edge, Kt., C.J.

Tyrrell, J.

2. Concurred.


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