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Surendrra Koli v/s State of U.P. & Others

    Crl.M.P. No. ..... of 2014 in R.P.(Crl.) No. 395 of 2014 in Crl. A. No. 2227 of 2010

    Decided On, 08 September 2014

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE H.L. DATTU & THE HONOURABLE MR. JUSTICE ANIL R. DAVE

    For the Appearing Parties: ------



Judgment Text

1. An application to review the orders passed on 24.07.2014 in Sure

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dra Koli v. State of U.P., Review Petition (Crl.) No. 395 of 2014 is placed before us at 1 a.m. on 8th September, 2014. In the application, it is stated that the execution of the Death Warrant may take place at 5.30 a.m. on Monday, the 08.09.2014. For recalling and to review our orders, the applicant relies upon the observations made by the Constitution Bench in Mohd. Arif & Ors. v. Registrar, Supreme Court (Writ Petition No.77 of 2014) delivered on 02.09.2014.2. Considering the urgency of the matter, we stay the execution of the death sentence of the applicant/ petitioner for a period of one week from today. Call the matter next week.
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