RAMBHAROSE @ RANGA PANNALAL MALVIYA Vs. DEPUTY INSPECTOR GENERAL OF PRISON (EAST REGION), NAGPUR
LAWS(BOM)-2018-2-241
HIGH COURT OF BOMBAY
Decided on February 09,2018

Rambharose @ Ranga Pannalal Malviya Appellant
VERSUS
Deputy Inspector General Of Prison (East Region), Nagpur Respondents

JUDGEMENT

R.K. Deshpande, J. - (1.) Rule made returnable forthwith. Heard finally by consent of the learned counsels appearing for the parties.
(2.) The petitioner is undergoing sentence for life imprisonment upon his conviction for the offences punishable under Sections 147 and 302 of the Indian Penal Code. The petitioner has undergone the sentence for a period of 11 years 10 months and 13 days. His application for grant of furlough leave for a period of 28 days has been rejected by order dated 24-8-2017 by the Deputy Inspector General of Prison, Nagpur.
(3.) The petitioner was granted parole leave on 8-8-2008 but he surrendered himself late by 117 days on 3-3-2009. Lastly, when the petitioner was released on furlough leave on 7-9-2009, he was required to be brought back to the prison after 1055 days on 24-8-2012. According to the respondents, the petitioner had earlier approached this Court challenging the refusal to grant furlough leave and the Division Bench of this court to which one of us (Justice Giratkar) is a party. In Criminal Writ Petition No. 373/2017, this Court rejected the claim taking into consideration the fact that the petitioner was required to be brought back to the prison after a period of 1055 days from the date of the expiry of his furlough leave.;


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