SHIVAJI S/O GANESHRAO JAWALE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-10-171
HIGH COURT OF BOMBAY
Decided on October 13,2017

Shivaji S/O Ganeshrao Jawale Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.S. Shinde, J. - (1.) Rule. Rule made returnable forthwith and heard finally with the consent of the learned counsel appearing for the parties.
(2.) This Petition takes exception to the order dated 3rd April, 2017 passed by the Deputy Inspector General of Prisons, Central Region, Aurangabad, thereby rejecting the request of the Petitioner to release him on furlough.
(3.) It is the case of the Petitioner herein that he applied for furlough, however, by the impugned order his application has been rejected. In the impugned order it is observed that, as the appeal filed by the Petitioner challenging the conviction and sentence is pending before the High Court, in view of the Notification dated 26th August, 2016 issued by the Home Department, State of Maharashtra, furlough cannot be granted. Secondly, furlough cannot be granted to the Petitioner in view of the order passed by the High Court in Writ Petition No.4017 of 2016 (Smt. Rubina Suleman Memon vs. The State of Maharashtra and others). Thirdly, furlough is not the right of the convict. Accordingly, by invoking the provisions of Rule 4(11) of the Prisons (Bombay Furlough and Parole) Rules, 1959 (for short "the Rules of 1959), the application of the Petitioner has been rejected.;


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