KHAMBAM RAJA REDDY Vs. PUBLIC PROSECUTOR HIGH COURT OF ANDHRA PRADESH
LAWS(SC)-2006-9-70
SUPREME COURT OF INDIA
Decided on September 21,2006

KHAMBAM RAJA REDDY Appellant
VERSUS
PUBLIC PROSECUTOR, HIGH COURT OF ANDHRA PRADESH Respondents


Referred Judgements :-

STATE OF M P VS. DHARKOLE GOVIND SINGH [REFERRED TO]



Cited Judgements :-

PRAMENDRA @ PRAVEEN VS. STATE OF M P [LAWS(MPH)-2018-6-21] [REFERRED TO]
THENAI AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2016-1-60] [REFERRED TO]
RAM NARESH VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2019-10-228] [REFERRED TO]
STATE OF U.P VS. KRISHNA MURARI ALIAS MURLI [LAWS(ALL)-2022-2-46] [REFERRED TO]
RAMESH SINGH AND ORS. VS. STATE [LAWS(ALL)-2018-9-251] [REFERRED TO]
THANDU MIA VS. STATE OF ASSAM [LAWS(GAU)-2011-1-47] [REFERRED TO]
SUBHASH KRISHNAN VS. STATE OF GOA [LAWS(SC)-2012-8-26] [REFERRED TO]
SAMPAT RAJ VS. STATE OF RAJASTHAN [LAWS(RAJ)-2008-5-134] [REFERRED TO]
ANIL KUMAR @ MITHU & OTHERS VS. STATE [LAWS(DLH)-2016-9-99] [REFERRED TO]
YOGESH SINGH VS. MAHABEER SINGH & ORS. [LAWS(SC)-2016-10-41] [REFERRED TO]
ABDUL SAYEED VS. STATE OF MADHYA PRADESH [LAWS(SC)-2010-9-91] [REFERRED TO]
SAYED DARAIN AHSAN ALIAS DARAIN VS. STATE OF WEST BENGAL [LAWS(SC)-2012-3-22] [REFERRED TO]
DEORAJ @BHAGGA AND OTHERS VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2018-4-381] [REFERRED TO]
KRISHNAKANT TAMRAKAR AND ANOTHER VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-3-449] [REFERRED TO]
SAMUTHRAVEL VS. STATE [LAWS(MAD)-2019-9-620] [REFERRED TO]
NARENDRA RAIKWAR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-2-61] [REFERRED TO]
SUDHIR KUMAR AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-7-302] [REFERRED TO]
ABDUL KARIM AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2020-3-132] [REFERRED TO]
SAUDAN SINGH VS. STATE [LAWS(ALL)-2011-1-55] [REFERRED TO]
NARESH @ KOKI VS. STATE OF DELHI [LAWS(DLH)-2013-7-360] [REFERRED TO]
DHRUV RAJ RAI VS. STATE OF U P [LAWS(ALL)-2019-9-89] [REFERRED TO]
STATE OF GUJARAT VS. UMESHBHAI RAJUBHAI THAKOR AND ORS. [LAWS(GJH)-2014-8-213] [REFERRED TO]
SOLAMALAI VS. STATE REP. BY THE INSPECTOR OF POLICE [LAWS(MAD)-2022-8-107] [REFERRED TO]
ALLA SATYANARAYANA, VIJAYAWADA VS. THE STATE OF A.P. [LAWS(APH)-2017-11-100] [REFERRED TO]
NARAYAN SINGH VS. STATE OF JHARKHAND [LAWS(JHAR)-2013-5-65] [REFERRED TO]
MUKESH TIWARI VS. STATE OF U. P. [LAWS(ALL)-2021-3-46] [REFERRED TO]
MADAN VS. STATE [LAWS(MPH)-2011-4-45] [REFERRED TO]


JUDGEMENT

Altamas Kabir, J. - (1.)The appellants herein along with one Khambham Pai Reddy were prosecuted for causing the death of Khambam Venkatramana Reddy. While the appellant No.1 was prosecuted for the offence punishable under Section 302 IPC, the two other accused were prosecuted under Section 302 IPC read with Section 34 IPC, in the alternative under Section 302 IPC read with Section 114 IPC and under Section 342 IPC.
(2.)In order to prove that the death of Khambam Vankatramana Reddy was homicidal, the prosecution relied upon the evidence of PWs. 1, 2, 3, 8 and 11. PW-1 is the widow of the deceased. PW-2 is the father of the deceased and PW-3 is the doctor who conducted autopsy on the body of Khambam Venkatramana Reddy. PW-8 is one of the inquest witnesses and PW-11 is a Sub Inspector of police who conducted the inquest and deposed that he had found an injury near the left eye of the deceased as also on the left thumb.
(3.)The case of the prosecution is that the victim and the accused persons were related to each other. The 1st accused is the son of accused Nos. 2 and 3 and the 3rd accused is the husband of the second accused. The 3rd accused and PW-2, Khambam Gangi Reddy, the father of the deceased, were brothers. It was the case of the prosecution that the relations between the accused and the family of the deceased were strained and there was subsisting hostility between the two groups.


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