SHAIKH RAZZAK SHAIKH SALIM Vs. THE STATE OF MAHARASHTRA & ORS.
LAWS(BOM)-2017-5-101
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on May 04,2017

SHAIKH RAZZAK SHAIKH SALIM Appellant
VERSUS
THE STATE OF MAHARASHTRA AND ORS. Respondents

JUDGEMENT

S.S.SHINDE,J. - (1.) Heard.
(2.) Rule. Rule made returnable forthwith, and heard finally with the consent of the parties.
(3.) This Petition under Article 226 of the Constitution of India seeks directions to the respondents to restore all the jail facilities and include the name of the petitioner in the register of remission.;


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