SHAMSUNDER ANCHAN Vs. STATE OF GOA & ORS.
LAWS(BOM)-2017-4-196
HIGH COURT OF BOMBAY
Decided on April 18,2017

Shamsunder Anchan Appellant
VERSUS
State Of Goa And Ors. Respondents

JUDGEMENT

NUTAN D.SARDESSAI, J. - (1.) Heard Ms. C. Collasso, learned Advocate for the petitioner and Shri P. Faldessai, learned Additional Public Prosecutor for the State. Rule.
(2.) Heard forthwith with the consent of the learned Advocate appearing for the respective parties. Shri P. Faldessai, learned Additional Public Prosecutor waives service for the State.
(3.) The brief case of the petitioner was that, he is in the custody and serving the sentence imposed on him under sections 302 and 307 I.P.C. He had earlier made an application for parole on the grounds of his mother's ailment and since she was suffering from high blood pressure and diabetes and needed someone near to spend quality time with her. This request was rejected by the respondent No. 3 vide the order dated 20/3/2017. The petitioner had a sister but she was unable to look after her mother due to her own work and as she was working as a Nurse at the Asilo Hospital, Mapusa. He required parole to take care of his mother as also to spend quality time with her and also to make necessary arrangements for her care and well-being in his absence and was therefore challenging the order passed by the respondent No. 2 denying the benefit of parole to him.;


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