Suicide Committed 2 Months after Writing Suicide Note,Court Quashes FIR u/S. 306 IPC

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July 13, 2018

Case name: Pramod Shriram Telgote v. State of Maharashtra & Anr.

In the case, the Appellant approached Bombay High Court to quash FIR lodged against him by the deceased’s wife under Section 306 of the Indian Penal Code i.e. for the offence of abetment of suicide.

IT was contended that the deceased was working as a Group Secretary in Kherda­Mozari Co- operative and committed suicide on 04.04.2013. The cause of action in the case arose on the basis of fact that the deceased left a suicide note dated 21.02.2013, wherein he made allegation against the applicant and many other persons including MPs and MLAs.

The Applicant in his petition stated that he was nowhere concerned to abet the deceased for commission of suicide.

The High Court of Bombay on perusal of the suicide note quashed the FIR against the Applicant and made the following observations in the case:

  • From the perusal of suicide note, the Court was of the view that the deceased was mentally disturbed as he had written in the suicide note that his son had committed suicide.
  • That the suicide note is dated 21.02.2013 and the deceased has committed suicide on 04.04.2013 i.e. after two months from the date of alleged suicide note.
  • The Court also noted that the reasons stated in the suicide note were not sufficient to constitute the offence punishable under Section 306 of the Indian Penal Code. It was further opined that from the face value of the report itself, offence punishable under Section 306 of the IPC was not made out.

The entire case can be accessed here.

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