AKASH S/O. BHAIYALA SURYAWANSHI Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-2-148
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on February 13,2017

Akash S/O. Bhaiyala Suryawanshi Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

INDIRA JAIN,J. - (1.) The appellants/original accused nos.1 and 2 have preferred these appeals against the judgment and order dated 09/09/2015 passed by the learned Additional Sessions Judge, Nagpur in Sessions Trial No.53/2014. By the said judgment and order, the learned Additional Sessions Judge convicted appellants of the offences punishable under Sections 302 read with 34 and 324 read with 34 of the Indian Penal Code (IPC for short) and sentenced each of them as under : JUDGEMENT_148_LAWS(BOM)2_2017.html
(2.) Accused were also prosecuted for the offences punishable under Section 4 read with Section 25 of the Arms Act and 37(1) and (3) read with Section 135 of the Bombay Police Act. For want of sufficient evidence, accused were acquitted of the charge under the Arms Act and the Bombay Police Act.
(3.) For the sake of convenience, we shall refer the appellants in their original status as accused nos.1 and 2, as they were referred before the trial Court.;


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