SHIVRAJ Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2018-12-51
HIGH COURT OF MADHYA PRADESH
Decided on December 21,2018

SHIVRAJ Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

V.K. Shukla, J. - (1.) The instant appeal is filed under Section 374(2) of the Code of Criminal Procedure, challenging the order of conviction and sentence dated 27.08.2008, passed by learned Sessions Judge, Sagar in Sessions Trial No. 141/2008, whereby the appellant has been convicted and sentenced as under:- JUDGEMENT_51_LAWS(MPH)12_2018_1.html JUDGEMENT_51_LAWS(MPH)12_2018_1.html
(2.) The case of the prosecution, in brief, is that on 21.01.2008 dead body of Kallo Bai was found in the field. The matter was informed to Harpal Singh (PW-1) and the same was reported vide Ex.P-1 and the Marg was registered vide Ex.P-2. In the first information report it was mentioned that some unknown person had killed Kallo Bai. On the basis of the aforesaid information Crime No. 07/2008 was registered against unknown person. The dead body of the deceased was sent for postmortem vide Ex.P-15.
(3.) After completion of the investigation, the police filed the charge-sheet against the appellant in the Court and case was committed to the Court of Sessions Judge, District Sagar for trial.;


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