NANJI Vs. STATE
LAWS(MPH)-1955-9-7
HIGH COURT OF MADHYA PRADESH
Decided on September 16,1955

NANJI Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) ACCUSED s/o Punja Bhil was prosecuted before the Sessions Judge Ratlam for an offence under Section 302, I. P. C. who found him guilty and sentenced him to transportation for life.
(2.) THIS is an appeal by the accused against his conviction.
(3.) PROSECUTION case is that on 8-4-54 accused Nanji, deceased Ramla, Poona, Mangatia and other villagers had collected in the morning to aid the construction of the hut of Thavaria. On this occasion the accused hit Ramla with an axe on his head and left cheek causing incised wounds measuring 3" x 1/2" x 1" and 2 1/2" x 1' x 3/4" respectively. Left parietal bone was fractured. Death was due to haemorrhage caused by the injury resulting in the fracture of left parietal bone treating the meninges and lacorating the brain substance.;


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