STATE OF MAHARASHTRA Vs. RAMESH DAMODAR MORE
LAWS(BOM)-2017-5-36
HIGH COURT OF BOMBAY (AT: STATE)
Decided on May 11,2017

STATE OF MAHARASHTRA Appellant
VERSUS
Ramesh Damodar More Respondents

JUDGEMENT

P.N.DESHMUKH,J. - (1.) This Appeal is preferred by the State of Maharashtra against judgment in Sessions Case No. 35 of 2002 passed by IInd Adhoc Additional Sessions Judge, Raigad, at Alibag thereby acquitting both the Respondents for the offence punishable under Section 306 read with 34 of Indian Penal Code.
(2.) In brief case of the prosecution is that both Respondents being referred as accused since provided ill-treatment to the deceased Priya, wife of brother of accused No.1 Ramesh at her matrimonial house. On 19th November 2001 at around 9.30 a.m. she committed suicide by drowning into the well.
(3.) After the incident of commission of suicide by Priya, intimation of incident was given by Dwarkanath Janu Patil, PW No.3, Police Patil of village Lonare as per Exhibit 24 on the strength of this AD was registered and crime No. 50 of 2001 and during the course of investigation spot panchnama and inquest panchnama came to be drawn and body was sent for post-mortem. Statements of witnesses were recorded and statement of mother of deceased also recorded. The matters was sent to Senior Public Prosecutor for opinion before registration of crime. On obtaining further opinion from Sr. P.P. Mother of complainant was called in Police Station and her statement was recorded. On the strength of which offence came to be registered vide C.R No. 1 of 2002 and was further investigated. On completion of investigation charge-sheet came to be filed for the offence punishable under Section 306 read with 34 of the Indian Penal Code before the competent Court of Magistrate.;


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