Skip to content


The Collector of Bareilly Vs. Gulzari Lal and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1875)ILR1All596
AppellantThe Collector of Bareilly
RespondentGulzari Lal and ors.
Excerpt:
.....on policy matters, ensures uniform pattern of secondary and higher secondary education, lays down principles for determining syllabi, prescribes text books, etc. the cantonment board does not discharge any of such duties nor is there any other board or body under the cantonments act discharging any such duties. the duties of the cantonment board are laid down in section 62 and amongst others, clause (xiv) lays down the duties of establishing and maintaining or assisting primary schools only. the cantonment board is not required to enter into the area of secondary education. therefore, 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. that being the position, it is not possible.....pearson, j.1. the principle of the ruling of the bombay court i.l.r. 1 bom. 7, on which the lower appellate court has relied, appears to us to be reasonable and we decline to interfere.
Judgment:

Pearson, J.

1. The principle of the ruling of the Bombay Court I.L.R. 1 Bom. 7, on which the lower Appellate Court has relied, appears to us to be reasonable and we decline to interfere.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //