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Section 302 in The Indian Penal Code

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Gujarat High Court
Gandabhai vs State on 18 January, 2011
Author: Akil Kureshi,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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SCR.A/80/2011	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

SPECIAL
CRIMINAL APPLICATION No. 80 of 2011
 

 
 
=========================================
 

GANDABHAI
RAGHABHAI THAKORE - Applicant(s)
 

Versus
 

STATE
OF GUJARAT & 2 - Respondent(s)
 

========================================= 
Appearance
: 
THROUGH
JAIL for Applicant(s) : 1, 
MR DC SEJPAL, ADDL.PUBLIC PROSECUTOR
for Respondent(s) : 1, 
None for Respondent(s) : 2 -
3. 
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CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE AKIL KURESHI
		
	

 

 
 


 

Date
: 18/01/2011 

 

 
 
ORAL
ORDER

The petitioner is undergoing life imprisonment for the offence punishable under Section 302 of the Indian Penal Code. He has served sentence of 2 years and 3 months. He has only recently been granted furlough leave for 14 days in December, 2010. He seeks parole leave on the ground of religious ceremony of his son.

No case is made out for parole leave. Application is dismissed. The Registry to communicate this order to the petitioner.

(Akil Kureshi, J. ) sudhir     Top