BAHADUR SINGH MAJHI Vs. STATE OF ODISHA
LAWS(ORI)-2021-3-52
HIGH COURT OF ORISSA
Decided on March 18,2021

Bahadur Singh Majhi Appellant
VERSUS
STATE OF ODISHA Respondents

JUDGEMENT

KUMARI JUSTICE S.PANDA,J. - (1.) This appeal is directed against the judgment and order of the learned Additional District and Sessions Judge, Nuapada dated 21.12.2001 in S.C No.16/5 of 2001 convicting the appellants for commission of offences under Sections 302/34 of Indian Penal Code and sentencing them to undergo imprisonment for life.
(2.) The prosecution case in brief is that on 20.08.2000 at about 11.00 A.M. when the informant-Kamaraj Majhi was grazing the cattle in his own field found that appellant No.1-Bahadur Majhi and one Dhanraj Majhi quarreled with each other in the field of appellant No.1 and during such quarrel appellant No.1 made Dhanraj Majhi lie on the ground, overpowered him by sitting over his chest and called to appellant No.2-Santarama Majhi to assault him. Appellant No.2 who was present at nearby place came with an axe in response to call of appellant No.1 and chopped both the hands and legs of Dhanraj Majhi, as a result of which there was severe bleeding injuries and consequently Dhanraj Majhi succumbed to the injuries. Even though the informant objected to the action of the appellants, the later did not pay any heed, rather they threatened him to face the similar consequences. The informant who is the brother of the deceased lodged a written report in Jonk Police Station on the same day. On the basis of such information Jonk P.S. Case No.51 of 2000 was registered for commission of offences under Sections 302/34 of I.P.C., which was subsequently converted to G.R. Case No.176 of 2000. After completion of investigation, charge sheet was submitted for commission of the said offences against the appellants.
(3.) In order to prove the charges during trial the prosecution examined fifteen witnesses. Out of whom P.Ws.1 and 2 are the eyewitnesses to the occurrence who are also brother and wife of the deceased. P.W.3 is the scriber of the F.I.R. and a witness to the inquest as well as the seizure. P.Ws.4 and 5 are the witnesses to the occurrence but they turned hostile. P.W.6 is the seizure witness. P.W.7 is the Revenue Inspector demarcated the disputed land. P.Ws.8, 9 and 10 are the witnesses who turned hostile to the prosecution. P.Ws.11 and 14 are the Doctors. P.Ws.12 and 13 are the Havaldar and Constable respectively and P.W.15 is the Investigating Officer. The plea of the defence was complete denial of the prosecution case and accordingly no witness was examined on behalf of the defence.;


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