SAYED JALALUDDIN S/O SYED ALLAHUDDIN Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-7-117
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on July 20,2017

SAYED JALALUDDIN S/O SYED ALLAHUDDIN Appellant
VERSUS
THE 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 under Article 226 of the Constitution of India, Seeking direction to respondent no.1 to give benefit of State Remission of two years to petitioner on eve of Indian Independence, in view of Government Resolution dated 06.08.1997.;


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