ALOK KISHOR KAMBLE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-12-239
HIGH COURT OF BOMBAY
Decided on December 15,2020

Alok Kishor Kamble Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

N.J.JAMADAR,J. - (1.) This is an application under section 389 of the Code of Criminal Procedure, 1973 for suspension of sentence and enlarging the applicant/appellant on bail till the disposal of the appeal.
(2.) The applicant has been convicted for the offences punishable under section 302 and 324 of the Indian Penal Code, 1860(for short "the Penal Code ") and sentenced to suffer imprisonment for life and pay fine of Rs. 5,000/- on the first count and Rigorous Imprisonment for 6 months and fine of Rs. 1,000/- on the second count for having committed murder of his brother-in-law Nikhil Kadam (the deceased) and voluntarily caused hurt to Rohit Gawali, the friend of the deceased.
(3.) The gravamen of indictment against the applicant was that the applicant married the sister of the deceased, post a love affair. The deceased and his family members had a grudge against the applicant. There were incidents, in the past, resulting in registration of the crimes against the deceased. As the relationship took an inimical proportion, on 14/12/2014, while the deceased had come to attend the marriage ceremony of Pravin Adsul at Ambedkar Society, Yerwada, Pune, the applicant accosted the deceased and assaulted him by means of a knife. The deceased sustained grievous injuries. On being shifted to the hospital, the deceased was pronounced dead. It was further alleged that when Mr. Rohit Gawali (P.W.3), the friend of the deceased, had tried to rescue the deceased, the applicant had caused hurt to Rohit as well by means of knife.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.