GANPATRAO MADHAVRAO MUNGDE & ORS. Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-6-181
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on June 14,2017

Ganpatrao Madhavrao Mungde And Ors. Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

V.L.ACHLIYA,J. - (1.) The applicants have preferred this application seeking suspension of the sentence and released on bail during pendency of the appeal on the grounds set out in the application.
(2.) Heard learned counsel for the applicantsappellants and learned APP for the respondentState. Perused impugned judgment and order passed by the Trial Court. The applicants were tried for committing offences punishable under section 143, 147, 148, 326, 324, 323, 504, 506, 447, 307 r.w. 149 of the Indian Penal Code. On conclusion of trial the learned Additional Session Judge pleased to convict the applicantsaccused under section 324, 447 read with section 149 and section 143, 147 of the Indian Penal Code. The maximum sentence awarded is of three years for committing offence punishable under section 324 of the Indian Penal Code. Learned counsel for the applicantsaccused submit that the applicants appellants have good case to succeed in appeal. During the trial the applicants appellants were on bail. On conclusion of trial the trial court has suspended the sentence.
(3.) By referring the injuries sustained by the injured witnesses examined by the prosecution, the learned counsel for the applicantsaccused submits that, the injuries were found to be simple in nature. He submits that there is no cogent, convincing and reliable evidence to sustain the conviction. Therefore, urged to enlarge the applicants on bail.;


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