SANTOSH ROHIDAS SULE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-8-297
HIGH COURT OF BOMBAY
Decided on August 29,2017

Santosh Rohidas Sule Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

Sangitrao S. Patil, J. - (1.) Heard the learned counsel for the appellant and the learned A.P.P. for the State/Prosecution.
(2.) The appellant has challenged the judgment and order dated 7th February, 2008, passed in Sessions Case No. 1 of 2007 by the learned 1st Adhoc Additional Sessions Judge, Beed, whereby he has been convicted for the offence punishable under Section 498A of the Indian Penal Code ("IPC", for short) and sentenced to suffer rigorous imprisonment for three years and to pay a fine of Rs.1000/.
(3.) The deceased Asha and the appellant got married on 22nd May, 2005. The original accused No. 2 is the brother of the appellant, while original accused No.3 is the wife of original accused No.2. It is alleged that the appellant and accused Nos.2 and 3 used to demand Rs.50,000/ from the parents of the deceased Asha through her for purchasing a tempo and in order to fulfill their demand for money, used to subject her to cruelty. She used to inform about that cruelty to her parents and brother whenever she used to visit her maternal home. Ultimately, on 10th August, 2006, the deceased Asha committed suicide by jumping into a well, being fed up with the harassment meted out to her at her matrimonial home.;


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