VIJAYAKUMAR RAMCHANDRA AGARWAL Vs. STATE OF MAHARASHTRA
LAWS(SC)-2006-3-99
SUPREME COURT OF INDIA
Decided on March 08,2006

Vijayakumar Ramchandra Agarwal Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.)We have heard counsel for the parties at length and perused the entire evidence placed before us. We are satisfied that no interference with the impugned judgment and order of the High Court is called for.
(2.)The victim, PW 8 was married to the appellant on 19.11.1984. It appears that their relations were not cordial on account of demands of dowry, etc. On the morning of 17.03.1985, the appellant called the doctor, PW 2 to his house complaining that his wife was unconscious. PW 2 finding the victim to be unconscious advised that another doctor PW 1 may be called. PW 1 also examined the victim and advised that she be removed to the Civil Hospital at Jalgaon. Accordingly, she was removed to Jalgaon Civil Hospital and examined there by PW 10 who was a medical officer attached to the hospital. PW 10 noticed the following injuries on the victim on 18.03.1985.
"(1) Abraded contusion on the neck right side angle of mandible, size l"x 1/4".

(2) Abraded contusion over neck below the left of mandible, size 1/2" x 1/2".

(3) Abraded contusion on the neck left side below angle of mandible, size 4" x 1". Blackish red in colour."

(3.)In the opinion of the doctor the injuries were caused by a hard and blunt object. He could not give any opinion as to why she had become unconscious. His evidence further discloses that till she was removed from the hospital at Jalgaon on 25.03.1985 she was unconscious.


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