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Gujarat High Court
Sartan Dana Koli vs State Of Gujarat & 2 on 18 May, 2017
                     R/SCR.A/3711/2017                                                ORDER




                      IN THE HIGH COURT OF GUJARAT AT AHMEDABAD

             SPECIAL CRIMINAL APPLICATION (PAROLE LEAVE) NO. 3711 of 2017

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

SARTAN DANA KOLI....Applicant(s) Versus STATE OF GUJARAT & 2....Respondent(s) ========================================================== Appearance:

MR. HARDIK Y KOTHARI, ADVOCATE for the Applicant(s) No. 1 MR JK SHAH, APP for the Respondent(s) No. 1 ========================================================== CORAM: HONOURABLE MR.JUSTICE B.N. KARIA   Date : 18/05/2017  ORAL ORDER [1] RULE.   Mr.   J.K.   Shah,   the   learned   Additional   Public  Prosecutor  waives service of notice of Rule on behalf of the respondent ­ State.

[2] The present application has been filed by the applicant ­  convict,  praying to release him on parole leave on the ground of marriage of his  son.  

[3] Heard     the   learned   advocate   appearing   for   the   applicant   and  learned Additional Public Prosecutor appearing for the respondent­ State  and I have gone through the jail record of the convict. It appears from  the jail record that the convict was convicted for the offence punishable  under Sections 302 and 307 of the Indian Penal Code and sentenced to  undergo life imprisonment. He has already undergone sentence of about  15 years and 06 months. From the jail record, it appears that whenever  the convict was released on parole / furlough leave,  he  surrendered in  Page 1 of 2 HC-NIC Page 1 of 2 Created On Fri May 19 00:06:56 IST 2017 R/SCR.A/3711/2017 ORDER time. It also appears from the jail record that his  jail conduct is good. 

[4] Considering the aforesaid facts and circumstances of the case and  the   sentence   undergone   by   the   convict,   I   am   of   the   opinion   that   the  application   requires   consideration.   Hence,   the   present   application   is  allowed. The applicant ­ convict is ordered to be released on parole leave  for a period of  seven days from the date of  his actual release  on usual  terms and conditions. The convict shall surrender to the Jail Authority  on  completion  of  the  parole  leave,  without  fail.  During  the  period  of  parole leave, the convict shall not abuse the liberty granted to him and  shall maintain law and order. 

Rule is made absolute accordingly. Direct service is permitted.

(B.N. KARIA, J.)  aruna Page 2 of 2 HC-NIC Page 2 of 2 Created On Fri May 19 00:06:56 IST 2017