PUBLIC PROSECUTOR Vs. BAGGU RAMA MURTI
LAWS(APH)-1972-6-4
HIGH COURT OF ANDHRA PRADESH
Decided on June 08,1972

PUBLIC PROSECUTOR Appellant
VERSUS
BAGGU RAMA MURTI Respondents

JUDGEMENT

- (1.) THIS appeal toy the State is directed against the acquittal of all the five accused of the charges levelled against them by the Sessions Judge, Visakapatnam in Sessions Case No. 22 of 1970.
(2.) THE case for the prosecution as revealed from the evidence of witnesses is as follows: All the accused, the deceased Bangaraju and P. Ws. 1 to 10 belong to Jannavaram village, Chodava-ram taluk in the District of Visakhapatnam. A-l. A-2 and A-5 are brothers and A-4 is the son of A-3; A-3 and A-l married sisters. Late Bangaraju was the adopted son of P. W. 2, Danthuluru China Seetharamaraiu who is the elder brother of Seetharama Chandra Raju (P. W. 1 ).
(3.) SIX years prior to 12th January. 1970, the date of occurrence. A-3 was defeated by P. W. 1 in the gram panchayat election. On the complaints Exs. P-l to P-3 preferred in May, 1969 by P. Ws. 1 and 2. A-2 who was the village munsif had been suspended for misappropriation of public funds. For the vacancy caused by suspension of A-2. the deceased and A-l applied. Ultimately the deceased succeeded in getting himself appointed as the village munsif. The appeal preferred by A-l to the higher revenue authorities was dismissed in the second week of December. 1969. The deceased was also appointed to the post of village Post Master in preference to the claims of the brother of A-3 and others. The deceased was elected as the president of the Co-operative Society of the village. Hence, there were ill-feelings and disputes between the accused on the one hand and P. Ws. l to 3 and the deceased on the other.;


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