SHIVAJI S/O.NAGORAO SHINDE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-3-4
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on March 03,2017

Shivaji S/O.Nagorao Shinde Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.S.SHINDE, J. - (1.) Heard. Rule. Rule made returnable forthwith, and heard finally with the consent of the parties.
(2.) This Petition is filed seeking modification of the condition no.1 in order dated 06.10.2016 passed by the DIG (Prison), Aurangabad, asking the petitioner to furnish two sureties and issue directions to respondents to release the petitioner on furnishing one surety instead of two sureties.
(3.) It is the case of the petitioner that, the petitioner was arrested on 15th June, 2008. Thereafter, after trial he was convicted for the offence punishable under Section 302 of the Indian Penal Code, thereby sentencing him to undergo life imprisonment and continuously he is in Jail since his arrest.;


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