ANNA LIMBAJI KESKAR AND ANOTHER Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-10-194
HIGH COURT OF BOMBAY
Decided on October 13,2017

Anna Limbaji Keskar And Another Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

A. M. Dhavale, J. - (1.) In Sessions Case No.155 of 1995 before Additional Sessions Judge, Shrirampur, the two accused were prosecuted under Section 302 read with Sec.34 of Indian Penal Code. They were acquitted of the said offence and were convicted under Section 324 read with Sec.34 of Indian Penal Code. Accused No.1 Anna was sentenced to suffer rigorous imprisonment for a period of two years and to pay fine of Rs.4,000/- in default to suffer rigorous imprisonment for a period of six months. Accused No.2 Vitthal was sentenced similarly, but he was given benefit of Probation of Offenders Act and was directed to furnish P.R. bond of Rs.5,000/- for his good behaviour for a period of three years. The aggrieved accused have filed Criminal Appeal No.459 of 2000 to challenge the said conviction and sentence, while the original informant Kondiram, brother of the deceased has filed Criminal Application No.1140 of 2002 is filed seeking leave to file appeal against acquittal under Section 302/34 of Indian Penal Code.
(2.) Heard learned Advocate Mr. M.G. Kolshe Patil for informant, learned A.P.P. Mr. Badakh for the State and learned Advocate Mr. S.S. Jadhavar for accused.
(3.) The leave to file appeal against acquittal is granted. The appeal against acquittal be numbered.;


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