AJAYSINGH KUVARSINGH DAHIYA Vs. STATE OF MAHARASHTRA & ANR
LAWS(BOM)-2018-6-96
HIGH COURT OF BOMBAY
Decided on June 18,2018

Ajaysingh Kuvarsingh Dahiya Appellant
VERSUS
State Of Maharashtra And Anr Respondents

JUDGEMENT

V.K. Tahilramani, J. - (1.) Heard both sides.
(2.) Through this petition, the petitioner has directly approached this Court seeking release on parole on the ground of his own illness. The case of the petitioner is that he is seriously unwell. In view of the contention of the petitioner, the medical report of the petitioner was called. Learned APP submitted the medical report of the petitioner which shows that the petitioner is suffering from multiple sclerosis. The report along with other documents tendered by Shri. Narendrakumar Ahire, Jailor Group II, Mumbai Central Prison was taken on record and marked "X colly". The documents show that the petitioner has been admitted in JJ Hospital, Mumbai on 3.3.2018.
(3.) The medical report dated 11.11.2017 of JJ Hospital which is annexed at page 14 of the petition shows that the petitioner has been advised Avonex injection every week which is extremely important to the patient and if he misses the same, the symptoms will reoccur.;


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