NERIA BENDAVID AND OTHERS Vs. STATE OF GOA AND OTHERS
LAWS(BOM)-2017-3-85
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on March 31,2017

Neria Bendavid And Others Appellant
VERSUS
STATE OF GOA AND OTHERS Respondents

JUDGEMENT

NUTAN D.SARDESSAI,J. - (1.) - Heard Ms. Maria Collasso, learned Advocate for the petitioners and Shri S.R. Rivankar, learned Public Prosecutor for the respondents no.1, 2, 4 and 5.
(2.) Rule. Heard forthwith with the consent of the learned counsel for the parties. Shri S.R.Rivankar, learned Public Prosecutor waives service on behalf of the respondents no.1, 2, 4 and 5.
(3.) The petitioners seek relief against the barbaric acts of the Jail Authorities of the Modern Central Jail, Colvale as on 10th October, 2015 on the premise that several inmates were brutally assaulted by the various Jail Personnel and the IRB Personnel. The petitioners in that context seek certain reliefs to regulate the conditions of the lawfully detained inmates, for compensation to the inmates who had suffered injuries both physical and mental and to issue directions to the respondent no.2 to furnish a plan of action to prevent such incidents in future.;


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