BUAYA KURUMALA KALVAGADDA RAMESH Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-2-13
HIGH COURT OF ANDHRA PRADESH
Decided on February 21,2019

Buaya Kurumala Kalvagadda Ramesh Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

C.Praveen Kumar - (1.)Originally accused Nos.l to 4 in Sessions Case No.292 of 2011 on the file of Additional Sessions Judge, Hindupur, were tried for the offences punishable under Sections 302 r/w 109 of Indian Penal Code (for short "I.P.C."). By its judgment dated 30.10.2012, the learned Additional Sessions Judge while acquitting accused Nos.2 to 4 for the offence punishable under Sections 302 r/w. 109 of I.P.C., found accused No.1 guilty for the offence punishable under Section 302 of I.P.C. and sentenced him to suffer rigorous imprisonment for life and to pay a fine of Rs. 1000/-, in default, to suffer simple imprisonment for a period of six months. Challenging the same accused No.1 preferred the present Appeal.
(2.)The gravamen of the charges against the accused is that on 03.02.2009 at 8.00 P.M., accused No.l, at the instigation of accused Nos.2 to 4, is said to have caused the death of his wife-Vadde Lakshmidevi (the deceased), by pouring kerosene and setting her on fire.
(3.)The facts as culled out from the evidence of prosecution witnesses are as under:-
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