MANOHAR S/O JAIDEO TEMBHARE Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-11-17
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 15,2017

Manohar S/O Jaideo Tembhare Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) The appellant seeks to assail judgment and order dated 05.12.2002 in Sessions Trial 458/1997 delivered by the 7th Assistant Sessions Judge, Nagpur, by and under which, the appellant (hereinafter referred to as "the accused") is convicted of offence punishable under section 498A of the Indian Penal Code and is sentenced to suffer rigorous imprisonment for a period of two years and to payment of fine of Rs.500/ and is further convicted for offence punishable under section 306 of the Indian Penal Code and is sentenced to suffer rigorous imprisonment for a period of seven years and to payment of fine of Rs.500/.
(2.) Heard Shri C.R. Thakur, the learned counsel for the appellantaccused and Shri A.V. Palshikar, the learned Additional Public Prosecutor for the respondent/State.
(3.) The gist of the prosecution case, as is unfolded during the course of the trial, is thus: The marriage of deceased Aruna was solemnized with the accused in the year 1997.;


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