SUNIL S/O. LAXMANRAO ZAPE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-7-173
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on July 25,2017

Sunil S/O. Laxmanrao Zape Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

V.M.DESHPANDE,J. - (1.) These three appeals arise out of the judgment and order of conviction passed by learned Additional Sessions Judge,Amravati dated 30/9/2015 in S.T.No.325/2014. Therefore these three appeals are heard together and they are decided by this common judgment.
(2.) Criminal Appeal No.376/2015 is filed by accused no.2 Sunil Laxmanrao Zape, Criminal Appeal No.418/2015 is filed by accused no.1 Rahul @ Pappu Shridhar Yadao and Criminal Appeal No.412/2016 is filed by accused no.4 Anish Shikhar Chawre. These three accused persons were convicted by judgment and order of conviction for the offence punishable under Section 307 r/w Section 34 of the Indian Penal Code, and they are directed to suffer R.I. for 7 years each and to pay fine of Rs. 2000/- each of them and in default of payment of fine further to suffer R.I. for three months each.
(3.) The prosecution case in nutshell, is as under: Bhanuprasad Keshao Madavi (PW7) was discharging his duty as Police Inspector at P.S.Chandur Railway, on 14/7/2014. On the said day, Yogesh Devidas Wankhade(PW1) came to police station and lodged his oral report(Exh.21). On the basis of said oral report A.S.I.Pinjarkar registered a crime vide Crimje No.120/2014 under Section 307 r/w Section 34 of the Indian Penal Code against accused no.1 Rahul @ Pappu Shridhar Yadao and three unknown persons. The printed F.I.R. is at Exh.22. After recording of F.I.R.(Exh.22) the investigation of Crime No.120/2014 was entrusted to P.I.Madavi(PW7). ;


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