PUBLIC PROSECUTOR HIGH COURT OF A P HYDERABAD Vs. TELUGU VENKATAPURAM RAMULU
LAWS(APH)-1992-12-30
HIGH COURT OF ANDHRA PRADESH
Decided on December 14,1992

PUBLIC PROSECUTOR, HIGH COURT OF A.P.HYDERABAD Appellant
VERSUS
TELUGU VENKATAPURAM RAMULU Respondents

JUDGEMENT

M.N.Rao - (1.)The State represented by the Public Prosecutor is the appellant. The appeal is directed against the judgment of the learned Additional Sessions Judge, Mahabubnagar in S.C.No. 259 of 1989, by which the sole respondent-accused was acquitted of the charges under Sections 307 and 302 IPC for attempting to commit the murder of his wife (P.W.I) and for committing the murder of Muddamma, his mother-in-law, on 3-11-1980 at about 11 a.m. at his field in the village of Pasupula in Mahboobnagar District.
(2.)The case of the prosecution as placed before the Sessions Judge, in brief is as follows:- The accused is the illatom son-in-law of P.W.3, the husband of the deceased and the father o'f P.W.I. The accused is also related to P.W.3, being his sister's son. P.W.1 was married to the accused about two years prior to the occurrence (3-11-1980). It was alleged that for two years P.W.1 and the accused lived amicably and thereafter separated. In the charge-sheet, it was alleged that the accused, suspecting the fidelity of his wife, left the village, as a result of which the agricultural operations of the family suffered a set-back. Six months prior to the incident, the accused, it was alleged, beat his father-in-law (P.W.3) and the latter drove away the accused from the house. The dispute was said to have been settled amicably on the intervention of the Sarpanch, Venkat Reddy and thereafter P.W.1 and the accused were living amicably. On 3-11-1980, P.W.1 went to the field to harvest Arika crop. Her mother, Muddamma and the accused were also there. The accused was asked by his mother-in-law, the deceased Muddamma to bend and out the crop, for which the accused was very much annoyed and irritated. He suddenly pounced upon P.W.1 and beat her with a sickle (M.O.1) causing bleeding injuries to her. When Muddamma intervened in order to save her daughter, the accused inflicted on her grievous injuries with M.O.1 sickle. Buddanna, who was in the neighbouring field, on seeing the incident, rushed to the site and noticed the accused running away with the sickle. The said Buddanna had taken both P.W.3, the father of P.W.1 and her mother Muddamma in a cart to the Government Civil Hospital, Maktal. On the same day at about 4.30 p.m. the Sub-Inspector of Police received the information. P.W.8, the Deputy Civil Surgeon examined both the injured persons P.W.1 and Muddamma. He issued Ex.P-4 wound certificate in respect of the injuries he found on P.W.1 and Ex.P-5 in respect of the injuries found on Muddamma. P.W.8 transferred the injured persons to Government Hospital, Mahbubnagar where at about 10 p.m. on the same day, i.e., 3-11-1980, Muddamma succumbed to the injuries. On receiving the death intimation, P.W.10, Circle Inspector of Police, Mahbubnagar registered the same as Crime No. 251 of 1980 under Section 174 Cr.P.C. The inquest was held by the Sub- Inspector of Police (P.W.11) over the dead body at the Government Hospital. Ex.P-8 is the inquest report. P.W.9, Civil Assistant Surgeon conducted autopsy on the dead body of Muddamma and issued Ex .P-6 post-mortem certificate. His opinion was that the deceased died due to multiple injuries, haemorrhage and shock.
(3.)It appears the accused was absconding and he was apprehended about nine years after the crime was committed.
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