TANDOOR AVULA CHINNA NARASIMHA NARSIMULU Vs. STATE OF A P
LAWS(APH)-2019-3-69
HIGH COURT OF ANDHRA PRADESH
Decided on March 20,2019

Tandoor Avula Chinna Narasimha Narsimulu Appellant
VERSUS
STATE OF A P Respondents


Referred Judgements :-

KHUSHAL RAO VS. STATE OF BOMBAY [REFERRED TO]


JUDGEMENT

Sanjay Kumar, J. - (1.)This appeal under Sec. 374(2) Crimial P.C. is directed against the judgment dated 23.08.2013 of the learned III Additional District & Sessions Judge, Gadwal, in Sessions Case No.242 of 2012. The appellant was the sole accused therein and was charged with offences under Sections 302 and 498-A IPC. By the judgment under appeal, the Sessions Court held him guilty under Sec. 302 Penal Code and acquitted him of the charge under Sec. 498-A IPC. He was sentenced to life imprisonment and levied with a fine of Rs.10,000.00. In default of payment of the fine, he was sentenced to undergo simple imprisonment for a period of two months. The fine amount of Rs.10,000.00 was directed to be invested in a fixed deposit and paid to Master Narender, the son of the accused and the deceased, upon his attaining the age of majority. Aggrieved by the conviction and sentence visited upon him, the sole accused is in appeal.
(2.)The charges framed against the appellant/accused read as under:
'Firstly : That you accused after giving birth to male child by your wife Tandoor Avula Siddamma subjected Tandur Avula Siddamma to cruelty suspecting over paternity on the child, by beating her, abusing her unnecessarily and that you thereby committed an offence punishable under section 498-A Penal Code and within my cognizance.

Secondly : That you accused on or about 7.11.2011 at about 10.00 A.M. at your house committed murder of Tandoor Avula Siddamma intentionally and knowingly causing death of Tandoor Avula Siddamma by pouring kerosene on her and setting her to fire and that you thereby committed an offence punishable under section 302 Penal Code and within my cognizance. '

(3.)The accused however denied the charges and claimed to be tried.
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