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Nehalo Vs. Nawal and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad High Court
Decided On
Judge
Reported in(1875)ILR1All428
AppellantNehalo
RespondentNawal 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.....order1. we consider that this application can ho entertained under the terms of section 1, act ix of 1861, and we reverse the judge's order, and direct him to enquire into the application and pass an order according to law. the costs will abide the result.
Judgment:
ORDER

1. We consider that this application can ho entertained under the terms of Section 1, Act IX of 1861, and we reverse the Judge's order, and direct him to enquire into the application and pass an order according to law. The costs will abide the result.


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