KALURAM @ KALLU @ KALYAN Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2018-1-226
HIGH COURT OF MADHYA PRADESH
Decided on January 09,2018

Kaluram @ Kallu @ Kalyan Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

- (1.) The present appeal has been filed by the appellant under Section 374 of the Cr.P.C. being aggrieved by the judgment dated 05.02.2003 passed by 1st Additional Sessions Judge Raisen, in S.T. No.78/2002, whereby the appellant was convicted for offence punishable under Section 302 of the IPC and sentenced for life imprisonment with fine of Rs.500/- along with default sentence.
(2.) The prosecution case, in short is that, the appellant was sleeping on the roof of deceased. When deceased came out from his house, the appellant inflicted blows by axe on the neck of the deceased and he ran away from the spot. Dehatinalishi Ex.P/1 was lodged and thereafter, the police registered the offence. The deceased was referred to Hamidiya Hospital, where he died during treatment. Police conducted investigation and filed charge sheet.
(3.) The appellant abjured his guilt during trial and pleaded that he is innocent. The trial Court held the appellant guilty for commission of offence punishable under Section 302 of the IPC and awarded the sentence.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.