SUMAN W/O. KISAN TAGAD Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-78
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on November 06,2017

Suman Kisan Tagad Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

T.V.NALAWADE,J. - (1.) The appeal is filed against judgment and order of Sessions Case No. 8/2001, which was pending in the Court of learned First Ad-hoc Additional Sessions Judge, Ahmednagar. The appellant is convicted for the offence punishable under section 302 of Indian Penal Code (' IPC ' for short) and she is sentenced to suffer imprisonment for life and to pay fine of Rs.3,000/-. In default of payment of fine, she is sentenced to further undergo simple imprisonment for six months. Both the sides are heard.
(2.) In short, the facts leading to the institution of the appeal can be stated as follows :- Deceased Surekha was daughter of Bhausaheb Ghule, who is resident of village Lohgaon, Tahsil Newasa. She was given in marriage to son of present appellant viz. Babasaheb. Babasaheb is suffering from mental disease and he cannot even properly talk. The deceased has left behind two issues.
(3.) The dispute had started between deceased on one hand and appellant on other after the birth of first issue of Surekha. Due to the dispute, Surekha had left the matrimonial house for the house of his parents where she had lived for about two years. About three years prior to the date of incident, she had returned to the matrimonial house. After that the second son was born to her. Deceased was living in joint family with the parents of her husband and the family of brother of her husband.;


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