PANACHAND SOMABHAI Vs. STATE OF GUJARAT
LAWS(GJH)-1988-5-2
HIGH COURT OF GUJARAT
Decided on May 25,1988

PANACHAND SOMABHAI Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

P.M.Chauhan. J. - (1.)RULE, Mr. M.D. Pandya, AddI. P.P. waives service of rule.
(2.)THE petitioners, alongwith Valiben are alleged to have committed offence punishable under sections 306, 498-A read with section 34 I.P.C. On 24-4-88 Manjulaben wife of the Tpetitioner No.2 Narendra Panachand received burns and immediately removed to hospital and subsequently succumed to injuries. THE complainant Shanaben, the mother of Manjulaben was informed of the incident and she came to hospital. Subsequently, she has filed the F.I.R. alleging that Manjulaben had committed suicide because of harassment by the petitioners and mother-in-law Valiben.Immediately after the incident the statement of Manjulaben was recorded by police and her thumb mark is also secured on the statement. As Manjulaben has succumbed to injuries her statement can be conveniently considered in evidence as a dying declaration. Manjulaben stated, in her statement that she herself, her husband and her child 3lSed about II years are residing separate from heroin-laws and younger brother of her husband for about 11/2 years. She was married to petitioner No.2 before 5 years and she was pregnant at the time of incident. About the incident she stated that her husband had gone to witness Ramayan serial on TV and her son was playing and at that time she closed the doors so that her son might not go out of house while and preparing the food her side accidentally caught fire by the flames of stove and she immediately shouted and her son caught her and also got injuries of hearing her shouts neighbours rushed and subsequently her husband came and removed her to hospital. It is submitted by Mr. Pandya, learned AddI. Public Prosecutor that from the statement which Manjulaben made before the complainant it transpires that she was being harassed by the petitioners and mother-in-law Valiben and certain statements of the neighbours also recorded by the police. At this stage the first statement of Manjulaben which is recorded by the police cannot be overlooked for the purpose of bail. Considering the facts discussed above and circumstances all the petitioners are ordered to be released on bail on executing bond of Rs. 5,000/- each with solvent surety in like amount and P. R. Rule made absolute.
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