VANTHALA RAMA RAO ALIAS RAMU Vs. INSPECTOR OF POLICE MAREDUMILLI
LAWS(APH)-1992-9-42
HIGH COURT OF ANDHRA PRADESH
Decided on September 28,1992

VANTHALA RAMA RAO ALIAS RAMU Appellant
VERSUS
INSPECTOR OF POLICE, MAREDUMILLI, REP BY PUBLIC PROSECUTOR Respondents

JUDGEMENT

G.Radhakrishna Rao - (1.)The appellant is the accused in Sessions Case No.48 of 1991on the file of the Sessions Court, East Godavari at Rajahmundry. The accused was charged for an offence under Sec.3021.P.C.for committing the murder of his wife Vanthala Sundaramma by means of an axe at about 10 P.M. on 28-8-1989 at Thururu village. The lower Court accepting the evidence of P.Ws.1, 2 and 6 convicted the accused for the offence under Sec.302 I.P.C. and sentenced him to suffer imprisonment for life. Against the said conviction arid sentence of imprisonment for lie the present appeal has been filed.
(2.)The prosecution has examined P.Ws.1 to 9 and got marked Exs.P.1 to P.10 and M.Os.1 to 3 in support of its case.
(3.)The case of the prosecution is that the deceased was the wife of the accused, that there used to be quarrels between them, that due to those quarrels the accused killed the deceased by hacking her with an axe, that P.Ws.1, 2 and 6 are alleged to have readied the scene of offence immediately after hearing the cries and found the accused standing with blood stained axe in the house and the deceased lying on the ground and that few minutes after their arrival the deceased succumbed to the injuries. The accused denied the offence and stated, by way of suggestions and explanations, that there was dispute between the accused and P.Ws.1, 2 ,3, 6 and 7 in connection with the col lection of toddy and that they kured the deceased. His further version is that when he was about to go for reporting the matter to the police, they prevented him from proceeding ahead and tied him to the pole and that the case is foisted against him.
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