PALLE SATEESH Vs. P. P. HYD
LAWS(APH)-2020-11-11
HIGH COURT OF ANDHRA PRADESH
Decided on November 09,2020

Palle Sateesh Appellant
VERSUS
P. P. Hyd Respondents




JUDGEMENT

A.V.Sesha Sai,J. - (1.)Since these two Criminal Appeals arise out of one judgment, this Court deems it appropriate to dispose of these two appeals by this common judgment.
(2.)Accused Nos.1 and 2 in Sessions Case No.101 of 2014 on the file of the Court of XI Additional District and Sessions Judge, Tenali, are the appellants in Criminal Appeal Nos.809 of 2015 and 322 of 2015 respectively. Challenge in these two appeals is to the judgment dated 02.03.2015 rendered by the said Court in the following manner:
"A1 is found guilty of the offence under Section 201 I.P.C. r/w 302 I.P.C. and A2 is found guilty of the offence under Section 302 r/w 34 I.P.C., Sec.201 r/w 302 I.P.C. and considering the nature of the offence, A1 and A2 are not entitled to the benefits of Probation of Offenders Act, 1948. Consequently, A1 and A2 are convicted under Section 235(2) Cr.P.C., A1 is not found guilty of the offence under Section 302 r/w 34 I.P.C. and she is acquitted under Section 235(1) Cr.P.C. A3 is not found guilty of the offence under Sections 302 r/w 34 I.P.C. and Section 201 r/w 302 I.P.C. and he is acquitted under Section 235(1) Cr.P.C. His bail bonds shall stand cancelled."

(3.)Learned Sessions Judge acquitted Accused No.3 by way of the impugned judgment.
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