STATE OF GUJARAT Vs. PRAVIN MANJI JEBAR & 3 ORS
LAWS(GJH)-2016-9-102
HIGH COURT OF GUJARAT
Decided on September 19,2016

STATE OF GUJARAT Appellant
VERSUS
Pravin Manji Jebar And 3 Ors Respondents

JUDGEMENT

- (1.) The appellant State of Gujarat has preferred the present appeal under section 378(1) (3) of the Code of Criminal Procedure, 1973 against the judgment and order of acquittal dated 21.1.2006 rendered by learned Additional Sessions Judge and Presiding Officer, 2nd Fast Track Court, Porbandar in Sessions Case No.33 of 2001.
(2.) The short facts giving rise to the present appeal are that eldest daughter of the complainant was married to accused No.1 before one and half year. It is the case of the prosecution that on 23.5.2001 at about 11.00 O'clock at night, accused No.1 and his sister-inlaw Bhavnaben came to the resident of the complainant and informed the complainant that Jagruti got burnt. Therefore, the complainant rushed to the house of Jagruti and found that she was burnt. It is alleged that on inquiry from Jagruti, she informed the complainant that her husband and in-laws were subjecting harassment and torture to her. Hence, the complaint came to be lodged against the respondents accused.
(3.) In pursuance of the complaint, the Investigating Officer carried out the investigation and filed the chargesheet against the respondents accused. The charge was framed against the accused. The accused pleaded not guilty to the charge and claimed to be tried. 3.1 In order to bring home the guilt, the prosecution has examined several witnesses and also produced documentary evidences. 3.2 At the end of the trial, after recording the statements of the accused under section 313 of the CrPC and hearing the arguments on behalf of the prosecution and the defence, learned trial Court delivered the judgment and order, as stated above.;


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