SUDHAKAR S/O. BAJIRAO KUMBHAR Vs. THE STATE OF MAHARASHTRA & ANR.
LAWS(BOM)-2017-3-49
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on March 27,2017

Sudhakar S/O. Bajirao Kumbhar Appellant
VERSUS
The State of Maharashtra And Anr. Respondents

JUDGEMENT

S.S.SHINDE,J. - (1.) Heard.
(2.) Rule. Rule made returnable forthwith, and heard finally with the consent of the parties.
(3.) It is the case of the petitioner that he is convict and undergoing life imprisonment in the Open District Prison. He applied for 14 days furlough leave from 13th January, 2015 to 28th January, 2015, and accordingly, the Competent Authority allowed the prayer of the petitioner, and granted furlough leave with effect from 13th January 2015 to 28th January, 2015. The petitioner prayed for extension of furlough leave, and accordingly, the Competent Authority extended furlough leave for further 14 days i.e. till 11th February, 2015.;


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