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Ram Chandar Vs. Chandi Prasad and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtAllahabad High Court
Decided On
Judge
Reported in(1897)ILR19All307
AppellantRam Chandar
RespondentChandi Prasad and ors.
Excerpt:
.....the school has to be recognised by the board and therefore, it has to be operating at a higher level i.e., secondary level. section 2(21) of the act defines the term recognised. the last clause therein is by any of such boards. the term such is defined in oxford dictionary as of the kind or degree indicated or implied by the context. therefore, the term such board will have to mean a divisional board of or the level of divisional board or the state board. the divisional board holds the examination and issues certificates after 10th and 12th standard examinations. the state board advises the state government on policy matters, ensures uniform pattern of secondary and higher secondary education, lays down principles for determining syllabi, prescribes text books, etc. the.....john edge, kt., c.j. and blair, j.1. this case is covered by the decision of the madras high court in mackenzie v. tiruvangadathan i.l.r. 9 mad. 271. we agree with the decision of the madras court, and we dismiss this application with costs.
Judgment:

John Edge, Kt., C.J. and Blair, J.

1. This case is covered by the decision of the Madras High Court in Mackenzie v. Tiruvangadathan I.L.R. 9 Mad. 271. We agree with the decision of the Madras Court, and we dismiss this application with costs.


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