UNNAM SIVA RAMI REDDY SIVA RAMUDU Vs. Y. BHUVANESHWARI
LAWS(APH)-2019-9-48
HIGH COURT OF ANDHRA PRADESH
Decided on September 16,2019

Unnam Siva Rami Reddy Siva Ramudu Appellant
VERSUS
Y. Bhuvaneshwari Respondents

JUDGEMENT

U. Durga Prasad Rao, J. - (1.)The petitioners/A5 to A7 supplicate for regular bail in Crime No.665 of 2017 of Machavaram Police Station, Vijayawada (P.R.C.No.66 of 2018 on the file of I Additional Chief Metropolitan Magistrate, Vijayawada) which was taken cognizance for the offences under Sections 302, 148 r/w.Sec.120-B r/w.Secs.149, 34 and Sec.109 of IPC.
(2.)It is a gruesome murder of one Kalidasu Subrahmanyam @ Vemuri Subrahmanyam @ Subbu on 06.12.2017 at Jayadurga Tea Stall, Vijayawada committed by A2 to A4. As per prosecution case, there were long drawn disputes between the groups of the deceased and accused and some murders took place on either side and both the groups were waiting for an opportunity to wreak vengeance against the other. In that process, all the accused conspired together to do away with the deceased and they made a reconnaissance of his movements, it is alleged, on 06.12.2017 in the morning when the deceased went to Jayadurga Tea Stall as usual, in execution of their diabolical pre plan, A2 to A4 went with knives and other arms on the motor bikes driven by A5 to A7 and at the scene of offence, A2 to A4 brutally hacked the deceased to death and fled away on the motor vehicles along with A5 to A7. The fiendish hacking was such that the Post Mortem report shows the deceased suffered as many as 36 multiple injuries all over the body both cut injuries and fractures. The brunt of the some of the injuries was such that the left index finger, the right middle finger and left ear were separated from the body. Further, the chronicle cavity of the skull, nasal bone, right scapula and some of the ribs were fractured into multiple pieces. The Police after investigation filed charge sheet against A1 to A10.
Hence, the instant bail is moved by A5 to A7.

(3.)Heard learned counsel petitioners and learned Additional P.P representing respondent-state, and perused the record.
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