BOLLAVARAPU KANAKA RAJU RAJU Vs. STATE OF A.P.
LAWS(APH)-2020-7-30
HIGH COURT OF ANDHRA PRADESH
Decided on July 27,2020

Bollavarapu Kanaka Raju Raju Appellant
VERSUS
STATE OF A.P. Respondents




JUDGEMENT

- (1.)The sole accused in S.C.No.420 of 2013 on the file of Principal District Judge, West Godavari, Eluru preferred this appeal under Section 374 (2) of Criminal Procedure Code (for short Cr.P.C), challenging the conviction recorded against him finding him guilty for the offence punishable under Section 302 of the Indian Penal Code (for short I.P.C) and sentenced him to undergo imprisonment for life and to pay fine of Rs.10,000/- with default sentence.
(2.)The case of the prosecution in nutshell is that the accused allegedly committed murder of his wife by name Bollavarapu Bhagyalaxmi @ Bhagyamma during broad day light in the house, causing grave injuries on her body. The accused is resident of Patha Mupparru village of Pedapadu Mandal, West Godavari District, married Bollavarapu Bhagyalaxmi @ Bhagyamma about 18 years prior to the incident. During their wedlock, they blessed with two daughters and one son by name Santhi Priya, Kinnera and Ganesh. After birth of son Ganesh, some disputes arose between the accused and his wife, she left the maternal house went to her paternal house, along with her children. Since then she stayed at her parents' house and brought up her children.
(3.)About 8 months prior to her death, Bollavarapu Bhagyalaxmi @ Bhagyamma performed the marriage of her elder daughter Santhi Priya. In that connection the accused came down and joined his wife, performed the marriage of their elder daughter Santhi Priya. Later both joined as workers in Kothuru jute mill. The accused was addicted to vices like drinking, started ill-treating his wife suspecting her character on the ground that she developed illicit intimacy with co-workers in the jute mill, used to beat her regularly.
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