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Timalkuari Vs. Ablakh Rai and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtAllahabad High Court
Decided On
Judge
Reported in(1875)ILR1All254
AppellantTimalkuari
RespondentAblakh Rai and ors.
Excerpt:
act xviii of 1873 - act ix of 1871, section 15--limitation. - 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 established and administered by the cantonment board. teacher..........that the assistant collector had no power to make the reference, and that consequently the judge's opinion cannot be regarded as authoritatively binding on the assistant collector and the parties to the proceeding. it is not necessary for us to go on to consider the validity of the second plea, but we may notice that the opinion recorded by the judge appears to be in conformity with the ruling of the privy council in unnoda persaud mookerjee v. kirsto coomar moitro 15 b.l.r. 60 note : s.c. 19 w.r. 5; adopting the view taken by the full bench of the bengal high court in their decision in poulson v. madhusudan pal b.l.r. sup. vol. 101 : s.c. 2 w.r. act x rulings, 21, in which it was held that the analogous provisions of section 14, act xiv of 1859, do not apply to suits instituted.....
Judgment:

1. The appellant rightly contends that the Assistant Collector had no power to make the reference, and that consequently the Judge's opinion cannot be regarded as authoritatively binding on the Assistant Collector and the parties to the proceeding. It is not necessary for us to go on to consider the validity of the second plea, but we may notice that the opinion recorded by the Judge appears to be in conformity with the ruling of the Privy Council in Unnoda Persaud Mookerjee v. Kirsto Coomar Moitro 15 B.L.R. 60 note : S.C. 19 W.R. 5; adopting the view taken by the Full Bench of the Bengal High Court in their decision in Poulson v. Madhusudan Pal B.L.R. Sup. Vol. 101 : S.C. 2 W.R. Act X Rulings, 21, in which it was held that the analogous provisions of Section 14, Act XIV of 1859, do not apply to suits instituted under Act X of 1859, because the latter is a special law. On similar grounds it was ruled in Mahomed Bahadur Khan v. The Collector of Bareilly L.R. 1 Ind. App. P.C. 167 : S.C. 13 B.L.R. 292 that the provisions of the Limitation Law relating to disability do not apply to enlarge the period of limitation prescribed by Act IX of 1859. We must, however, declare the reference to the Judge has no legal effect and his opinion cannot be held binding on the parties. We order the Judge to return the reference to the Assistant Collector, that it may be submitted through the proper channel should the Collector think fit to make a reference, and we shall direct each party to bear-his own costs.


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