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Mst. Hateshar Kuer Vs. Sakal Deo Singh - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtSupreme Court of India
Decided On
Judge
AppellantMst. Hateshar Kuer
RespondentSakal Deo Singh
Excerpt:
.....by university national council for teacher education act (73 of 1993), sections 16 & 14 held, it cannot be said that merely because the recognition to the institution has been granted by the ncte, affiliation must necessarily be granted by the university, else, it would only mean that the university has to grant affiliation even if the particular institution does not conform to the standards and does not meet the requirements of the act, statutes, ordinances and regulations of the university and may have the effect of destroying the very autonomy of the university. merely because the ncte act is a central statute it does not mean that it has to be interpreted in a manner which destroys the very fabric and edifice of the university. therefore, there is a need to interpret the.....the text below is only a summarized version of the order pronouncedtrial court dismissed the suit as it found the suit bad on account of partial partition. sc held that the rule requiring inclusion of the entire joint estate in a suit for partition had the object of preventing multiple legal proceedings for the fragments of joint estate and was not rigid. thus, where entire joint estate was not included in the suit on the ground that the part excluded belonged to an outsider (as contended by some of the parties to the suit), the suit was not held bad in law.
Judgment:
The Text below is only a summarized version of the order pronounced

Trial court dismissed the suit as it found the suit bad on account of partial partition. SC held that the rule requiring inclusion of the entire joint estate in a suit for partition had the object of preventing multiple legal proceedings for the fragments of joint estate and was not rigid. Thus, where entire joint estate was not included in the suit on the ground that the part excluded belonged to an outsider (as contended by some of the parties to the suit), the suit was not held bad in law.


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