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Rambagas Vs. State of Madhya Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMadhya Pradesh High Court
Decided On
Judge
Reported in1984CriLJ1068
AppellantRambagas
RespondentState of Madhya Pradesh
Excerpt:
- indian penal code, 1890.sections 307 & 324: [lokeshwar singh panta & b.sudershan reddy,jj] assault proof - appellant allegedly dealt sickle blow to deceased - testimony of eye-witnesses showed that sudden altercation ensued between appellant and deceased - no evidence to indicate any previous enmity between parties - single blow of sickle had been inflicted by appellant on back of deceased - incised wound allegedly inflicted by appellant - however opinion of doctor proved that deceased had not died due to direct result of said injury held, appellant is therefore liable to be convicted under section 324 of i.p.c., sentence of 3 years imprisonment reduced to period undergone by appellant considering mental agony suffered by him - 4), without being corroborated in material particulars..........under section 302 ipc and sentenced to life imprisonment for the murder of bora alias basodi, father of dassobai (p.w. 4), at about 5.30 p.m. on 30.7.1980, on the outskirts of village jamuptola in district seoni. the first information report (ex. p-5) was lodgedby shriram (p.w. 3). stating that dassobai (p.w.) daughter of the deceased, came running to him at 6 p.m. that day and informed him that one man had assaulted her father with a lathi' that on being asked the identity of the assailant, she said that he was a tall man with short hair, meaning thereby a stranger answering that description. it was further stated that on rushing in that direction, they found bora alias basodi lying dead and on being told by surjan (p.w. 5} that he had seen the appellant rambagas running away, they.....
Judgment:

J.S. Verma, J.

1. The appellant Rambagas has been convicted under Section 302 IPC and sentenced to life imprisonment for the murder of Bora alias Basodi, father of Dassobai (P.W. 4), at about 5.30 P.M. on 30.7.1980, on the outskirts of village Jamuptola in district Seoni. The first information report (Ex. P-5) was lodgedby Shriram (P.W. 3). stating that Dassobai (P.W.) daughter of the deceased, came running to him at 6 P.M. that day and informed him that one man had assaulted her father with a lathi' that on being asked the identity of the assailant, she said that he was a tall man with short hair, meaning thereby a stranger answering that description. It was further stated that on rushing in that direction, they found Bora alias Basodi lying dead and on being told by Surjan (P.W. 5} that he had seen the appellant Rambagas running away, they chased Rambagas and caught him near the river and then seized a bloodstained lathi from him. It was also stated that the Dhoti of Rambagas has bloodstains.

2. The Chemical Examiner did not find any blood on the Dhoti of Rambagas, even though on the lathi, alleged to have been seized from the possession of Rambagas, some bloodstains were found. However, the origin of those bloodstains could not be traced as the report of the serologist has not been obtained. The prosecution case rests entirely on the testimony of the sole eye witness Dassobai (P.W. 4), who was admittedly present with her father when he was assaulted. Dassobai (P.W. 4) has expressly admitted knowing the appellant was not a stranger to her at the time of the incident. The version of Dassobai (P.W. 4) mentioned by Shriram (P.W. 3) in the first information report indicates that Dassobai (P.W. 4) had described the assailant of her father as a stranger and not a person known to her from before. In view of this fact, the testimony of the sole eye witness Dassobai (P.W. 4), without being corroborated in material particulars by any evidence from an independent source, is unsafe for upholding the appellant's conviction. We would, therefore, give the appellant benefit of doubt and acquit him.

3. Consequently, the appeal is allowed. The conviction and sentence of the appellant are set aside and he is acquitted. The appellant is on bail. His bail bonds are discharged.


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