GARDI SINGH Vs. STATE OF ORISSA
LAWS(ORI)-2021-1-20
HIGH COURT OF ORISSA
Decided on January 15,2021

Gardi Singh Appellant
VERSUS
STATE OF ORISSA Respondents

JUDGEMENT

S.K.MISHRA,J. - (1.) This is a case of sororicide. The convict-appellant has been convicted for committing murder of his sister, Sankuanri Munda, (hereinafter referred as to 'the deceased', for brevity) under Section 302 of the Penal Code and sentenced to undergo imprisonment for life by the learned Sessions Judge, Mayurbhanj, Baripada in Sessions Trial No.92 of 2005, as per the judgment dated 17.06.2006.
(2.) The prosecution case is that on 15.12.2004 at about 8.00 P.M. the deceased has been to the house of the appellant where she was staying with her mother. At about 8.30 P.M. in front of his house, P.W.2, Nadi Singh heard the appellant telling loudly 'CHHADIBI NAHIN' and saw the appellant assaulting the deceased by means of a stone and the deceased was lying on the ground with a bleeding injury. After the assault, an F.I.R. was lodged and Investigation was taken up. After completion of investigation, charge sheet was submitted against the appellant under Section 302 of the Penal Code along with his mother as the co-accused, though, his mother was charged under Section 201 of the Penal Code. She died during pending of the trial.
(3.) The defence took the plea of complete denial.;


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