UPPATHI VENKATRAMANA PANDU Vs. STATE OF A. P.
LAWS(APH)-2019-8-43
HIGH COURT OF ANDHRA PRADESH
Decided on August 14,2019

Uppathi Venkatramana Pandu Appellant
VERSUS
State Of A. P. Respondents

JUDGEMENT

C.Praveen Kumar, J. - (1.)Assailing the judgment of conviction and sentence in S.C.No.58 of 2012 on the file of VII Additional District and Sessions Judge (FTC), Madanapalle, the sole accused preferred this appeal under Section 374 of the Code of Criminal Procedure.
(2.)The gravamen of the charge against the accused is that on 03.02.2011 at about 3.00 p.m., in the house of the accused at Tattivaripalle Hamlet of Kondamarripalle, Madanapalle Mandal, Chittoor District, the accused intentionally caused the death of his wife Swetha by placing a wire around the neck tightening by force and strangulated her.
(3.)He was tried for an offence punishable under Section 302 IPC. By its judgment dated 21.08.2012 the learned VII Additional District and Sessions Judge (FTC), Madanapalle convicted the accused under Section 302 IPC and sentenced him to suffer imprisonment for life.
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