RAJESH MISHRA @ MITRA, SON OF BALKISUN MISHRA Vs. INSPECTOR GENERAL OF PRISONS
LAWS(BOM)-2017-7-326
HIGH COURT OF BOMBAY
Decided on July 14,2017

Rajesh Mishra @ Mitra, Son Of Balkisun Mishra Appellant
VERSUS
INSPECTOR GENERAL OF PRISONS Respondents

JUDGEMENT

C.V. Bhadang, J. - (1.) Rule, made returnable forthwith. Mr. Amonkar, learned Addl. Public Prosecutor waives service. Heard finally by consent of the parties.
(2.) The petitioner is seeking modification of the order dated 12.4.2017 passed by the respondent whereby the petitioner is directed to be released on furlough for 21 days, on certain conditions, including furnishing of a bond in the sum of Rs. 40,000/- (Rupees forty thousand only). On account of the fact that the petitioner hails from Jarkhand and this is the first occasion on which the petitioner is being released on furlough, the respondent has thought it fit to impose a condition of daily attendance to the nearest police station.
(3.) The learned Counsel for the petitioner submits that the petitioner is unable to furnish a bond in the sum of Rs. 40,000/- (Rupees forty thousand only) as he comes from labour class. Secondly, it is submitted that the nearest police station is about 35 kms from his place of residence and he will not be able to utilise the period of furlough if the condition of daily attendance subsists.;


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