VIJAY S/O GOROBA SHINDE Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2017-9-211
HIGH COURT OF BOMBAY
Decided on September 29,2017

Vijay S/O Goroba Shinde Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

Sangitrao S. Patil, J. - (1.) Heard the learned counsel for the appellants and the learned A.P.P., representing the State/ Prosecution.
(2.) The appellants have impugned their conviction and sentence for the offences punishable under Sections 498A and 302 read with Section 34 of the Indian Penal Code ("IPC", for short), recorded in Sessions Case No. 83 of 2004 by the learned 1st Adhoc Additional Sessions Judge, Osmanabad on 7th January, 2006.
(3.) Appellant No.1 is the husband of the deceased Lata. Their marriage was performed in the month of March, 2002. Appellant No. 2 is the fatherinlaw, appellant No. 3 is the motherinlaw, while appellant Nos. 4 and 5 are the sistersinlaw of the deceased Lata. The deceased Lata sustained 94% of burns on various parts of her body when she was residing in her matrimonial house on 24th May, 2004 at about 6.00 a.m. She was admitted in the Civil Hospital at Osmanabad for treatment where she succumbed to her injuries on 11th June, 2004.;


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