KAMAL SUNDARDAS BATHIJA Vs. THE CHEIF SECRETARY AND ORS
LAWS(BOM)-2017-11-242
HIGH COURT OF BOMBAY
Decided on November 13,2017

Kamal Sundardas Bathija Appellant
VERSUS
The Cheif Secretary And Ors Respondents

JUDGEMENT

V.K.TAHILRAMANI,J. - (1.) Heard the learned counsel for the petitioner, learned Chief Public Prosecutor for Respondent Nos. 1 to 5 and 7 and Mr. Gawankar, the learned counsel for respondent no.6.
(2.) Rule. By consent, Rule is made returnable forthwith and by consent, the matter is heard finally.
(3.) The petitioner has challenged the order whereby parole was granted to respondent no.6 for a period of 17 days to attend the marriage of daughter of respondent no.6. The said order is dated 9.11.2017.;


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