HOME SECRETARY (PRISON) & ORS. Vs. H. NILOFER NISHA
LAWS(SC)-2020-1-69
SUPREME COURT OF INDIA
Decided on January 23,2020

Home Secretary (Prison) And Ors. Appellant
VERSUS
H. Nilofer Nisha Respondents





Cited Judgements :-

ROHAN DHUNGAT VS. STATE OF GOA [LAWS(BOM)-2022-8-11] [REFERRED TO]
SACHIN @ ANNA DANIEL GABREL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-4-257] [REFERRED TO]
POONAM KUSHWAHA VS. STATE OF U.P. [LAWS(ALL)-2022-8-24] [REFERRED TO]
SAROJ KUMAR VS. STATE OF BIHAR [LAWS(PAT)-2021-10-5] [REFERRED TO]
RAJALAKSHMI VS. STATE OF TAMIL NADU [LAWS(MAD)-2021-10-19] [REFERRED TO]
SHARUKH VS. STATE OF UTTARAKHAND [LAWS(UTN)-2021-4-15] [REFERRED TO]


JUDGEMENT

DEEPAK GUPTA,J. - (1.)Delay condoned.
(2.)Leave granted.
(3.)The main issue which arises for decision is as follows:
"Whether a writ of habeas corpus would lie, for securing release of a person who is undergoing a sentence of imprisonment imposed by court of competent jurisdiction praying that he be released in terms of some Government orders / Rules providing for premature release of prisoners?"

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