GUNWANT @ DHUDAKU TRYMBAK PATIL Vs. THE STATE OF MAHARASHTRA
LAWS(BOM)-2017-8-59
HIGH COURT OF BOMBAY
Decided on August 03,2017

Gunwant @ Dhudaku Trymbak Patil Appellant
VERSUS
THE STATE OF MAHARASHTRA Respondents

JUDGEMENT

S.S.SHINDE,J. - (1.) Criminal Appeal No.285 of 2013 is directed against the common Judgment and order dated 15th July, 2013, passed by the Additional Sessions Judge, Amalner in Sessions Case No.28 of 2011 thereby convicting accused No.1/ Appellant - Gunwant @ Dhudaku Trymbak Patil for the offence punishable under Section 302 of the Indian Penal Code (for short "I.P. Code") and sentencing him to suffer imprisonment for life and to pay fine of Rs.5000/-, and in default, to suffer further rigorous imprisonment for one year.
(2.) Criminal Appeal No.286 of 2013 is directed against the common Judgment and order dated 15th July, 2013, passed by the Additional Sessions Judge, Amalner in Sessions Case No.51 of 2012 thereby convicting accused No.1/ Appellant - Gunwant @ Dhudaku Trymbak Patil for the offence punishable under Section 309 of the Indian Penal Code (for short "I.P. Code") and sentencing him to suffer simple imprisonment for six months. Both the substantive sentences were directed to be run concurrently.
(3.) In Sessions Case No.28 of 2011, original accused Nos.1 to 5, including accused No.1 Gunwant @ Dhudaku, have been charge-sheeted for committing offences punishable under Section-302, 304-B, 498-A, 323, 504, 506 read with 34 of the I.P. Code. In Sessions Case No.51 of 2012 the charge against accused Gunwant @ Dhudaku is of attempting to commit suicide, punishable under Section 309 of the I.P. Code. The Additional Sessions Judge, Amalner passed common Judgment in Sessions Case No.28 of 2011 and Sessions Case No.51 of 2012 and convicted and sentenced the accused Gunwant as afore-stated, and acquitted original accused Nos.2 to 5 from the offences with which they were charged. The accused/ Appellant has filed two separate Appeals against the common Judgment and order passed in Sessions Case No.28 of 2011 and Sessions Case No.51 of 2012.;


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