SHARAD @ SHARADCHANDRA S/O NIMBA PATIL, Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-62
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on November 10,2017

Sharad @ Sharadchandra Nimba ... Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

MANGESH S.PATIL,J. - (1.) Rule. The Rule is made returnable forthwith. With the consent of both the sides the matter is heard finally.
(2.) The petitioner, who is suffering a sentence of imprisonment as a life convict and lodged in Central Prison at Nashik, forwarded a letter to the Registry, which has been treated as a Writ Petition and Advocate Mr. Suniket A. Kulkarni has been appointed to represent his cause.
(3.) We have heard the learned Advocate for the petitioner and the learned APP and we have also perused the papers annexed with the petition and the affidavit-in-reply of Respondent No.2 with annexures including the impugned orders.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.