GANESH @ GANNU @ GANIYO NILKANTH KADAM Vs. STATE OF GUJARAT
LAWS(GJH)-2021-2-56
HIGH COURT OF GUJARAT
Decided on February 25,2021

Ganesh @ Gannu @ Ganiyo Nilkanth Kadam Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.P.THAKER,J. - (1.) Heard Ms.Nisha Thakore, learned APP for the respondent - State through video conferencing.
(2.) RULE. Ms.Nisha Thakore, learned APP waives service of notice of rule on behalf of the respondent - State. Rule is fixed forthwith.
(3.) The present application has been filed by the convict through jail for furlough leave.;


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