S SUDERSHAN REDDY Vs. STATE OF ANDHRA PRADESH
LAWS(SC)-2006-7-18
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on July 20,2006

S.SUDERSHAN REDDY Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents





Cited Judgements :-

DEVENDRA KUMAR @ BONI VS. STATE OF U P [LAWS(ALL)-2017-8-359] [REFERRED TO]
PHEKKA AND ORS. VS. STATE [LAWS(ALL)-2016-2-105] [REFERRED TO]
DIWARI LAL AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2020-5-95] [REFERRED TO]
COURT ON ITS OWN MOTION VS. BALWAN SINGH KHOKHAR S/O PURAN SINGH R/O WZ [LAWS(DLH)-2017-3-252] [REFERRED TO]
ASHARANI DAS VS. UNION OF INDIA [LAWS(CAL)-2009-3-32] [REFERRED TO]
NAGAPPAN VS. STATE BY INSPECTOR OF POLICE, TAMIL NADU [LAWS(SC)-2013-7-99] [REFERRED TO]
RAJU @ BALACHANDRAN VS. STATE OF TAMIL NADU [LAWS(SC)-2012-11-40] [REFERRED TO]
RAMAN ALIAS SEVITTU RAMAN VS. STATE REP. BY THE INSPECTOR OF POLICETHIRUPULLANI POLICE STATION RAMANATHAPURAM DISTRICT [LAWS(MAD)-2012-3-181] [REFERRED TO]
BIPIN DOHOTIA VS. STATE OF ASSAM [LAWS(GAU)-2022-2-143] [REFERRED TO]
MANGESH S/O PUROSHATTAM MASKE AND OTHER VS. STATE OF MAHARASTRA [LAWS(BOM)-2016-6-138] [REFERRED TO]
SURESH KUMAR VS. STATE OF J & K [LAWS(J&K)-2015-8-41] [REFERRED TO]
KUNWAREY VS. STATE OF U.P. [LAWS(ALL)-2014-12-188] [REFERRED TO]
KHEM KARAN VS. STATE OF U P [LAWS(ALL)-2015-9-374] [REFERRED]
SAMAR BAHADUR VS. STATE OF U P [LAWS(ALL)-2016-7-226] [REFERRED]
VISHAL YADAV VS. STATE OF U.P. [LAWS(DLH)-2014-4-24] [REFERRED TO]
MANGAL MAZUMDAR VS. STATE OF ASSAM [LAWS(GAU)-2007-11-28] [REFERRED TO]
SWAMI RAGHVA NAND VS. BEDI [LAWS(P&H)-2014-1-492] [REFERRED TO]
RAM BILAS SHARMA VS. STATE OF BIHAR [LAWS(PAT)-2022-7-55] [REFERRED TO]
KAU @ NIRMAL GUJARATI AND TWO OTHERS VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-9-105] [REFERRED TO]
HARPAL SINGH BUNDELA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-9-107] [REFERRED TO]
MD. GULJAN @ MD. GULSHAN VS. THE STATE OF BIHAR [LAWS(PAT)-2016-10-14] [REFERRED TO]
PONNAM CHANDRAIAH VS. STATE OF A P [LAWS(SC)-2008-7-105] [REFERRED TO]
HEM SINGH ALIAS HEMU VS. STATE OF HARYANA [LAWS(SC)-2009-5-64] [REFERRED TO]
ARATI BARUI VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-5-84] [REFERRED TO]
RAJESH KUMAR VS. STATE OF C.G [LAWS(CHH)-2009-10-21] [REFERRED TO]
MARIMUTHU VS. STATE [LAWS(MAD)-2019-11-125] [REFERRED TO]
TARLOCHAN SINGH VS. STATE OF J&K [LAWS(J&K)-2016-1-2] [REFERRED TO]
TARLOCHAN SINGH VS. STATE OF J&K [LAWS(J&K)-2016-1-2] [REFERRED TO]
JASBIR SINGH VS. STATE OF J&K [LAWS(J&K)-2016-2-11] [REFERRED TO]
TAPAN KUMAR PRADHAN VS. STATE OF ORISSA [LAWS(ORI)-2022-8-5] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. BALJIT SINGH [LAWS(HPH)-2012-8-212] [REFERRED TO]
MUKESH GUPTA & ORS. VS. STATE OF J&K & ORS. [LAWS(J&K)-2016-3-56] [REFERRED TO]
MURUGAN VS. STATE REP. BY THE INSPECTOR OF POLICE,RAMANATHAPURAM DISTRICT [LAWS(MAD)-2012-3-353] [REFERRED TO]
NARENDRA KUMAR AND ORS. VS. STATE OF M.P. [LAWS(MPH)-2015-9-26] [REFERRED TO]
EDAKKANDI DINESHAN ALIAS PULIPP DINESHAN VS. STATE OF KERALA [LAWS(KER)-2011-4-1] [REFERRED TO]
DNYANESHWAR ALIAS DNYANI ALIAS DOMAJI THAKARE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-2-156] [REFERRED TO]
AFTAB VS. STATE [LAWS(ALL)-2021-11-110] [REFERRED TO]
CHATUR SINGH VS. STATE OF M.P. [LAWS(MPH)-2018-3-40] [REFERRED TO]
GOPAL SINGH VS. STATE OF RAJSTHAN [LAWS(RAJ)-2008-1-34] [REFERRED TO]
LEKH RAM VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2017-9-207] [REFERRED TO]
MRITYUNJAY KUMAR VS. STATE OF SIKKIM [LAWS(SIK)-2009-9-2] [REFERRED TO]
KALLU KHAN VS. STATE OF M.P. [LAWS(MPH)-2018-3-565] [REFERRED TO]
KONGA S/O FAGU VS. STATE OF M P [LAWS(MPH)-2017-9-203] [REFERRED TO]
STATE OF U P VS. SHEO LAL [LAWS(SC)-2009-2-38] [REFERRED TO]
KHIALI RAM VS. YASH PAL [LAWS(HPH)-2011-5-86] [REFERRED TO]
RAJ KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2015-8-17] [REFERRED TO]
VISHWANATH VS. STATE OF UP [LAWS(ALL)-2014-8-207] [REFERRED TO]
NEPAL VS. STATE [LAWS(ALL)-2018-10-173] [REFERRED TO]
BIKRAM DAS PANIK VS. STATE OF ASSAM [LAWS(GAU)-2007-9-11] [REFERRED TO]
RAJESH AND ORS. VS. STATE OF U.P. [LAWS(ALL)-2015-12-115] [REFERRED TO]
LALA RAM VS. STATE OF U.P. [LAWS(ALL)-2024-3-51] [REFERRED TO]
MOHD ALI VS. STATE OF DELHI [LAWS(DLH)-2006-12-145] [REFERRED TO]
PRAHALAD PATEL VS. STATE OF MADHYA PRADESH [LAWS(SC)-2011-3-20] [REFERRED TO]
WAMAN VS. STATE OF MAHARASHTRA [LAWS(SC)-2011-6-10] [REFERRED TO]
SAJJAN MANJHI @ SANJAN MANJHI VS. STATE OF BIHAR [LAWS(PAT)-2009-8-59] [REFERRED TO]
NARENDRA RAIKWAR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-2-61] [REFERRED TO]
HARI SINGH VS. STATE OF U P [LAWS(ALL)-2007-7-154] [REFERRED TO]
GURUSAMY VS. STATE INSPECTOR OF POLICE [LAWS(MAD)-2012-2-529] [REFERRED TO]
CHANDRAN VS. STATE [LAWS(MAD)-2019-11-2] [REFERRED TO]
KALEGURA PADMA RAO VS. STATE OF ANDHRA PRADESH [LAWS(SC)-2007-2-166] [REFERRED TO]
MANO VS. STATE OF TAMIL NADU [LAWS(SC)-2007-4-23] [REFERRED TO]
SHIV KUMAR GUPTA VS. STATE OF M.P. [LAWS(MPH)-2018-2-119] [REFERRED TO]
STATE OF BIHAR VS. BACHESH KUMAR SINGH [LAWS(PAT)-2021-5-48] [REFERRED TO]
STATE OF BIHAR VS. DUKHAN KAHAR [LAWS(PAT)-2021-5-67] [REFERRED TO]
SURENDRA PURI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2020-2-146] [REFERRED TO]
R.PANDI @ PANDIAN VS. STATE [LAWS(MAD)-2019-11-968] [REFERRED TO]
BALKISHAN VS. STATE OF M P [LAWS(MPH)-2010-1-35] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. SANJAY PURWAR [LAWS(HPH)-2012-9-211] [REFERRED TO]
BARUN DEBBARMA VS. STATE OF TRIPURA [LAWS(GAU)-2012-9-53] [REFERRED TO]
KAILASH VS. STATE OF U.P. [LAWS(ALL)-2023-9-48] [REFERRED TO]
AJAI KUMAR VERMA VS. STATE OF U.P. [LAWS(ALL)-2016-1-50] [REFERRED TO]
RAM SUBHAG YADAV & OTHERS VS. STATE OF U.P [LAWS(ALL)-2018-10-118] [REFERRED TO]
RAGHUNATH & ANOTHER VS. STATE OF U P [LAWS(ALL)-2018-5-337] [REFERRED TO]
BRIJ LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2006-9-62] [REFERRED TO]
SHIVAPPA VS. STATE OF KARANATAKA [LAWS(SC)-2008-3-30] [REFERRED TO]
STATE OF BIHAR VS. RAM KUMAR CHOUDHARY WITH [LAWS(PAT)-2009-7-82] [REFERRED TO]
GOURANGA DAS VS. STATE OF TRIPURA [LAWS(GAU)-2010-1-21] [REFERRED TO]
DHARAMPAL VS. STATE [LAWS(ALL)-2018-4-105] [REFERRED TO]
JHINKAN @ RAM LAKHAN VS. STATE [LAWS(ALL)-2018-1-679] [REFERRED TO]
KAPURE SINGH VS. STATE OF U P [LAWS(ALL)-2015-9-366] [REFERRED]
RAJU @ RAJENDRA VS. STATE OF M P [LAWS(MPH)-2017-2-218] [REFERRED TO]
KHUMAN SINGH VS. STATE OF MP [LAWS(MPH)-2018-2-310] [REFERRED TO]


JUDGEMENT

Arijit Pasayat, J. - (1.)Challenge in this appeal is to the judgment rendered by a Division Bench of the Andhra Pradesh High Court upholding the conviction of the four appellants under Section 302 of the Indian Penal Code, 1860 (in short the IPC) and sentence of imprisonment for life as awarded by learned Principal Sessions Judge, Kurnool.
(2.)Accusations which led to trial of the appellants was that on 27.4.1999 at about 8.30 p.m. they caused homicidal death of one Khaja Saheb (hereinafter referred to as the Deceased) by hacking and stabbing with sickles and knives.
(3.)Prosecution version in a nutshell is as follows: On 27.4.1999, sometime prior to the occurrence, Khaja Saheb (the deceased) S. Venkateswara Reddy, G. Thirumalesh Gowd and T. Sreenivaslu (PWs. 1, 2 and 3) were at a place called "Ramesh Hotel" near the Silver Jubilee College of Kurnool Town. Thereafter they started on 2 two wheelers i.e. the deceased and PW 1 on the first vehicle, followed by PWs. 2 and 3 on another vehicle. The deceased was driving the first of the above mentioned two wheelers. PW 1 was the pillion rider. When the deceased and PW 1 reached near the railway gate located on their way, an auto-rickshaw overtook them. In that process, the deceased lost the control of the vehicle and they fell down. According to Ex. P 1 complaint, lodged by PW1 which was received by Sub-Inspector (PW-8) at about 10.30 AM on the very same night, all the four appellants herein got down from the above mentioned auto rickshaw, attacked the deceased. As a result of the said attack, the deceased breathed his last on the spot. In fact, from the evidence of Dr. M.S. R.K. Prasad, the doctor (PW 10) who conducted the post-mortem over the dead body of the deceased, there were number of cut and stab injuries on the body classified under ten heads. Immediately, after the incident, PW 1 went to the residence of the deceased, informed the kith and kin of the deceased around 8.45 P.M. Afterwards, PW 1 went to the police station and lodged Ex. P 1 complaint.


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