BHARAMAPPA GOGI Vs. PRAVEEN MURTHY & ORS. ETC.
LAWS(SC)-2016-2-26
SUPREME COURT OF INDIA
Decided on February 09,2016

Bharamappa Gogi Appellant
VERSUS
Praveen Murthy And Ors. Etc. Respondents

JUDGEMENT

- (1.) These appeals register a challenge to the judgment and order dated 4.12.2009 rendered in Criminal Appeal Nos. 1126 of 2006 and 1167 of 2006 preferred by the respondent Nos. 1 and 2 in Criminal Appeal No. 2216 of 2010 and respondent No. 1 in Criminal Appeal No. 2217 of 2010 respectively.
(2.) The appellant-complainant is aggrieved by the interference with the conviction of the respondents-accused recorded by the trial court. Whereas respondent Nos. 1 and 2 in Criminal Appeal No. 2216 of 2010 were convicted under Sections 390/392/457 read with Section 34 IPC, they were acquitted of the charge under Section 302 IPC. The respondent No. 1 in Criminal Appeal No. 2217 of 2010, however, had been additionally convicted under Section 302 IPC. All the three accused were sentenced accordingly. Though the respondents-accused preferred appeals against their conviction, as above, the State refrained from doing so, more particularly against the acquittal of respondent Nos. 1 and 2 of the charge under Section 302 IPC.
(3.) We have heard learned counsel for the parties.;


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