PRALHAD GUNWANT MADHAR AND ANOTHER Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-4-199
HIGH COURT OF BOMBAY
Decided on April 10,2017

Pralhad Gunwant Madhar And Another Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

V. M. Deshpande, J. - (1.) The appellants who are husband and wife are before this Court since they are convicted by learned Additional Sessions Judge, Amravati on 09-09-2015 in Sessions Trial No.101 of 2011. By the said judgment both of them are convicted for the offence punishable under Section 302 read with Section 34 of the Indian Penal Code and are directed to suffer imprisonment for life and both of them are directed to pay a fine of Rs.10,000/- each and in default to undergo further one year of sentence. Appellant No.1 is also convicted for the offence punishable under Section 506(ii) and on that count was directed to suffer rigorous imprisonment for one month and to pay a fine of Rs. 2000/- and in default to undergo simple imprisonment for 7 days.
(2.) While admitting the appeal on 14-10-2015 this Court released appellant No.2 on bail.
(3.) The prosecution case as it was unfolded during the course of trial is narrated herein under :;


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