RAHIMTULLA @ PAPA SAYYAD ALI Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-7-89
HIGH COURT OF BOMBAY
Decided on July 21,2017

Rahimtulla @ Papa Sayyad Ali Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

V.K.TAHILRAMANI, J. - (1.) Heard both sides.
(2.) The petitioner preferred an application for furlough on the ground of marriage of his daughter. The said marriage is to take place on 26th July, 2017 at Jogeshwari, Mumbai. The said application came to be rejected by order dated 23rd March, 2017. Being aggrieved thereby, the petitioner preferred an Appeal which came to be dismissed.
(3.) The Learned APP states that, they had verified and found that infact the marriage of the daughter of the petitioner is to take place on 26th July, 2017 at Jogeshwari. We have gone through the jail records which show that the petitioner was released on furlough on 30th May, 2015 and he has reported back to the prison on the due date on his own. Thereafter, the petitioner was released on furlough on 28th April, 2016 and he has reported back to the prison on the due date on his own. In addition, the petitioner was released on parole on 30th June, 2015 and he has reported back to the prison on the due date on his own. In addition, on 12th May, 2012 the petitioner was released on parole and he has reported back to the prison on his own, though one day late, for which he has been warned.;


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