JAFAR S/O ABDUL HAQ SHAIKH Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-451
HIGH COURT OF BOMBAY
Decided on November 24,2017

Jafar S/O Abdul Haq Shaikh Appellant
VERSUS
STATE OF MAHARASHTRA 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 is filed with the following prayer: C) To quash and set-aside the Judgment and order passed by respondent No.3 dated. 15/2/2017 and Judgment and order passed by respondent No.2 dated.19/8/2017 refusing furlough to the petitioner.;


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