J AND K BOARD OF SCHOOL EDUCATION Vs. D B N VIDVA MANDIR
LAWS(J&K)-1993-10-1
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 05,1993

J AND K BARD OF SCHOOL EDUCATION Appellant
VERSUS
DEWAN BADRI NATH VIDYA MANDIR Respondents


Cited Judgements :-

KALYAN SANSTHA SOCIAL WELFARE ORGANIZATION VS. UNION OF INDIA [LAWS(DLH)-2008-9-252] [REFERRED TO]


JUDGEMENT

KHAN, J. - (1.)It is all about the recognition of the Dewan Badri Nath Vidya Mandir School, Jammu. Appellants claim it is not recognised by the Government but respondents assert otherwise. Is it recognised or not, is the million-dollar question answer to which can decide the fate of this controversy.
(2.)It all seems to have sparked off when the authorities came across disturbing reports about the condition of the School building posing danger to the safety and well being of the students. The building was subjected to an inspection and the S.E. (PWD) found it unsafe vide his report dated 30/05/1988. Taking cue, the Municipal authorities also appear to have jumped in to the fray to initiate steps for its demolition.
(3.)The School management offered resistance and appealed to the Tribunal, but failed. It then filed a suit before the Municipal Judge leading to the appointment of a Technical Experts Committee. This Committee also found the building unsafe, unhygeinic and highly congested.


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