VODAGANDLA SUDHAKAR REDDY Vs. STATE OF A.P. AND ORS.
LAWS(APH)-2019-12-19
HIGH COURT OF ANDHRA PRADESH
Decided on December 09,2019

Vodagandla Sudhakar Reddy Appellant
VERSUS
State of A.P. and Ors. Respondents




JUDGEMENT

- (1.)This Criminal Petition is filed by the petitioner-Accused No.5 under Sec. 482 of Criminal Procedure Code seeking to quash all further proceedings in PRC No.2 of 2104, which is taken on cognizance by an order dtd. 7/1/2014, by the learned Judicial First Class Magistrate, Allagadda, Kurnool District, on the private complaint / protest petition filed by the 2nd respondent for the offences under Ss. 147, 148, 324, 307, 427 read with 149 of IPC and Sec. 3 (i) (xi) of SC ST (POA) Act, 1989.
(2.)This Court has heard Sri Challa Siva Sankar, learned counsel for the petitioner. Learned Public Prosecutor appearing for the State. Despite service there was no representation for the 2nd respondent. Hence, the matter was heard finally.
(3.)Learned counsel for the petitioner argues that initially FIR No.83 of 2010 was registered against five accused including the petitioner. Accused Nos.1 and 2 were murdered during the course of investigation. Thereafter, the case against them abated. Accused No.3 to 5 were the only accused, against whom the case is being continued. He points out that petitioner-Accused No.5 submitted documents to prove that he was not at the scene of offence on that day. He argues that the police have verified the documents submitted by the employer of the petitioner-Accused No.5 and came to a conclusion that he was not present at the scene of offence on 27/7/2010. The police have deleted the name of the present petitioner by following the procedure.
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