BHAGU J KOKRE PRISONER NO 12/2017 Vs. STATE OF GOA
LAWS(BOM)-2017-9-184
HIGH COURT OF BOMBAY
Decided on September 22,2017

Bhagu J Kokre Prisoner No 12/2017 Appellant
VERSUS
STATE OF GOA Respondents

JUDGEMENT

C. V. Bhadang, J. - (1.) Rule made returnable forthwith. The learned Public Prosecutor waives service for the respondents. Heard finally by consent of parties.
(2.) The petitioner, who is a convict undergoing sentence in Central Jail at Colvale, had applied for release on furlough, which was granted by the Competent Authority, with a direction to provide escort to the petitioner to reach him to his native place. The Superintendent, Central Jail, also sent a wireless message to the Superintendent of Police (Training) Altinho, Panaji Goa on 22.8.2017 for providing necessary escort. Till date, the escort has not been provided. The petitioner is, therefore, seeking a direction to respondent no.1 to provide escort so as to enable him to avail the benefit of furlough.
(3.) The learned Additional Public Prosecutor submits that although there is no requirement as such in the Prisoners Manual for providing such police escort, since the year 2013 there has been a practice to direct such release on furlough/parole on the condition that the convict shall be reached to his native place under police escort. He points out that this practice is followed in respect of prisoners, who are residents outside Goa in order to ensure that the prisoner does not abscond and reports back as per the conditions of the release. He further points out that the matter whether such a practice should be continued is under the active consideration of the State Government.;


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