GOPISETTI CHINNA VENKATA SUBBAIAH Vs. STATE
LAWS(APH)-1955-1-17
HIGH COURT OF ANDHRA PRADESH
Decided on January 18,1955

IN RE: GOPISETTI CHINNA VENKATA SUBBAIAH Appellant
VERSUS
Respondents


Referred Judgements :-

QUEEN EMPRESS V. JADUB DAS [REFERRED TO]
RAMKISHAN MITHANLAL SHARMA VS. STATE OF BOMBAY [REFERRED TO]
EMPEROR VS. MANU CHIK [REFERRED TO]
PARMANAND GANGA PRASAD VS. EMPEROR [REFERRED TO]



Cited Judgements :-

GUNDLA NARAYANA VS. STATE [LAWS(APH)-1959-1-18] [REFERRED TO]
BABLU MAHANTO VS. STATE OF WEST BENGAL [LAWS(CAL)-2004-12-14] [REFERRED TO]
STATE VS. RAMESH CHAND [LAWS(DLH)-1973-8-1] [REFERRED TO]
STATE VS. RAJA PARIDA [LAWS(ORI)-1971-5-9] [REFERRED TO]
BANCHIT GULI MAJHI VS. STATE OF WEST BENGAL [LAWS(CAL)-2006-9-17] [REFERRED TO]
SARIF MOHAMMAD VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2002-5-12] [REFERRED TO]


JUDGEMENT

Subba Rao, C.J. - (1.)The three accused were convicted by the Court of Session, Cuddappah Division, under S. 302 read with S. 34, Penal Code and also under S. 392 read with S. 34, Penal Code and sentenced to death.
(2.)One Yedoti Subbamma, daughter of Kandula Nagayya of Kandulvaripalle village was brutally murdered on 11-2-1954, near the vanka lying to were of Kumarapalle village. The case of the prosecution is that the deceased Subbamma was the only daughter of Kandula Nagayya, that there were disputes between the deceased and her brother Pedayya and his wife Sitamma and that at the instigation of Sitamma, the three accused who were hired assissins, waylaid the deceased near the vanka and killed her. According to the Prosecution, the murder was committed in the following way. The three accused having been pre-informed of the movements of the deceased, took attrack and awaited the deceased near the aforesaid vanka. When the deceased came that way, accused 3 pelted a stone of the sixe of a big orange at the deceased. The deceased fell down shouting "Amms, I am dead." Accused 1 cut on the neck of the deceased with the bill-hook M. O. 6 Accused 2 was having a bigger bill-hook M. O. 7 in his hands. Accused 1 statched it from accused 2 and cut the deceased again on her neck with the bill-hook M. O. 7. The accused 1 gave M. O. 7 to accused 2, who cut off the two feet of the deceased, removed the silver anklets and leg-chains worn by the deceased and gave them to accused 1.
(3.)The learned Sessions Judge accepted the prosecution case and convicted and sentenced the accused as aforesaid.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.