KUPPAGIRI ATCHAMMA Vs. JAKKI REDDI KOTI REDDI
LAWS(APH)-1954-11-11
HIGH COURT OF ANDHRA PRADESH
Decided on November 18,1954

KUPPAGIRI ATCHAMMA Appellant
VERSUS
JAKKI REDDI KOTI REDDI Respondents

JUDGEMENT

- (1.) In this case, the order of the Sessions Judge, Guntur directing further enquiry against all the accused is sought to be revised. The petitioners are accused 1, 7 to 9 in C. C. No. 201 of 1954 on the file of the Additional First Class Magistrate, Narasaraopet. A complaint was filed against them on 11-2-1954, against these petitioners and four others for offences under ss. 148, 326, 307 and 504, Penal Code, with the following allegations:
(2.) On 8-2-1954, at about 7-30 P.M. a boy aged about ten years belonging to the family of the accused was answering calls of nature before the house of the complainant. The complainant advised the boy not to commit nuisance in front of the house and that he could go a little farther from the house for the purpose. Immediately all the accused who were inimically disposed to the complainant "came out of the house of the 5th accused with axes and sticks; formed into an unlawful assembly; abused the complainant in an indecent language and came against him to bear him".A-2 and A-3 were having axes in their hands and the rest armed with sticks. The 3rd accused raised the axe in his hand to strike the complainant, but the latter escaped and the blow fell upon A-1 a very old woman who was pouncing upon the complainant. A-1 then fell down. Then the second accused got enraged and attempted to kill him by striking on his head with the axe.
(3.) A complaint was sent by post and it reached the court of the Additional First Class Magistrate on 11-2-1954. A sworn statement of the complainant was taken on 19-2-1954. Therein he stated that, when he asked the grandson of A-5 who was answering calls of nature not to commit nuisance there, but to go a little farther away, A-1 to A-6 standing on front of their hoiuse indecently abused him. Then A-1 and A-2 went to him.A-2 attempted to beat him with an axe in his hand, but he escaped the blow and it fell upon A-1. Meanwhile A-3 came and beat him on his head with an axe and he fell down. A-4 beat him on his shoulders with a stick. A-5 and A-6 best him on his loins. Then A-7 to A-9 came on the scene and the complainant could not say on which part of the body A-7 to A-9 beat him.;


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