BHARTI @ LAJO @ LAJWANTI AND OTHERS Vs. STATE OF M.P.
LAWS(MPH)-2018-8-330
HIGH COURT OF MADHYA PRADESH
Decided on August 01,2018

Bharti @ Lajo @ Lajwanti And Others Appellant
VERSUS
STATE OF M.P. Respondents

JUDGEMENT

VIRENDER SINGH,J. - (1.) All the three bail petitions are for the same crime number, therefore, they are heard together and are being decided by this common order.
(2.) As per statement made by the accused/petitioners, this is the first bail application under section 439 of Cr.P.C., 1973 before High Court in connection with Crime No.03/2018 under Section 396, 149, 302/149, 120-B, 201, 395, 328, 364 of IPC registered at Police Station - Tejaji Nagar, District-Indore. No other bail application has been preferred by them.
(3.) According to the prosecution case, on 01.01.2018, a female dead-body was found kept in a bag covered by a printed sheet at agricultural land of Jitendra near Purani Mandi Road. The police registered a Merg and started investigation. The dead-body was later identified as Durgabai. On postmortem, death was found homicidal caused by strangulation. The police registered crime. During investigation, it was revealed that the deceased was a cook and use to go to different houses to cook food. Her son Manohar, daughter-in-law Bhavna W/o Manohar and other daughter-in-law Payal revealed before the police that on 30.12.2017 i.e. two days prior to recovery of the dead-body, somebody called on their landline number and mobile number of the deceased from mobile No.8889820026. Before leaving home, the deceased told them that she has to go to cook food at Annapurna stating that somebody is calling her for cooking food. Acting on this clue, the police nabbed Smt. Rakhi and other four accused persons on 03.01.2018. They revealed that with the purpose to robe golden ornaments, they called the deceased on the pretext of cooking food. They offered her a Kachori in which they mixed sleeping pills. After having that Kachori, when the deceased lost her conscious, they strangulated her and after removing ornaments, threw her dead-body at the place from where later it was recovered. Petitioner - Bharti revealed that she got a golden bangle and black colour Lava Company Mobile with Sim, as a share of booty, which was later recovered from her house, petitioner - Mangilal revealed that he got one golden ring, one golden tops and one black colour Samsung Company Mobile with Sim, as a share of booty, which was later recovered from his house and petitioner - Chandan @ Chandar revealed that he got one golden chain and grey colour Micromax Company Mobile with Sim, as a share of booty, which was later recovered from his house. All the articles were duly identified by son of the deceased during trial. The police also recovered a piece of Kachori kept hiding in the kitchen of co-accused Smt. Rakhi, who has been granted bail. The police also collected call details of mobile No.8889820026 which is registered in the name of husband of co-accused Smt. Rakhi.;


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