MRS. SHWETA SHIRISH KENCH Vs. MR. PRAKASH RAMCHANDRA KENCH
LAWS(BOM)-2017-1-305
HIGH COURT OF BOMBAY
Decided on January 24,2017

Mrs. Shweta Shirish Kench Appellant
VERSUS
Mr. Prakash Ramchandra Kench Respondents

JUDGEMENT

V.K.TAHILRAMANI,J. - (1.) The appellant who is the informant, has filed this appeal against the judgment and order dated 3.3.2014 passed by the learned Additional Sessions Judge, Pune in Sessions Case No. 586 of 2012. By the said judgment and order, the learned Sessions Judge acquitted the respondent nos. 1 to 3 original accused nos. 1 to 3 of the offences with which they were charged.
(2.) The prosecution case briefly stated is that the appellant got engaged to PW 2 Shirish (son of respondent no.1) on 24.1.2004. On 16.11.2004 while both the families were going to Pandharpur for pilgrimage, their vehicle met with an accident and Rajani the wife of respondent no.1 and three others died on the spot in the said accident. Inspite of the accident, the marriage of the appellant took place on the scheduled date on 27.5.2005. These facts are not disputed.
(3.) The informant is the daughter-in-law of respondent no.1. Respondent nos. 2 and 3 are the brothers of respondent no.1. The marriage of the appellant and PW 2 Shirish Kench took place on 27.5.2005. After the marriage, the appellant started residing with her husband i.e. PW 2 Shirish Kench and respondent no.1. Admittedly respondent nos. 2 and 3 were residing separately.;


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