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Pawan Kumar Gupta v/s The State of N.C.T. of Delhi


Company & Directors' Information:- S K GUPTA PRIVATE LIMITED [Active] CIN = U26900MH1973PTC016294

Company & Directors' Information:- B R GUPTA AND COMPANY PRIVATE LIMITED [Active] CIN = U63013DL2000PTC107343

Company & Directors' Information:- T N GUPTA PVT LTD [Active] CIN = U02005WB1951PTC020141

Company & Directors' Information:- A V GUPTA AND COMPANY PRIVATE LIMITED [Converted to LLP] CIN = U24239DL1999PTC102248

Company & Directors' Information:- A J GUPTA AND CO PRIVATE LIMITED [Strike Off] CIN = U74210UP1980PTC004986

    Curative Petition (Criminal) ………..D.No. 8243 of 2020 in Review Petition (Criminal) No. 671 of 2017 in Criminal Appeal No. 608 of 2017

    Decided On, 02 March 2020

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE N.V. RAMANA
    By, THE HONOURABLE MR. JUSTICE ARUN MISHRA
    By, THE HONOURABLE MR. JUSTICE ROHINTON FALI NARIMAN
    By, THE HONOURABLE MR. JUSTICE R. BANUMATHI & THE HONOURABLE MR. JUSTICE (ASHOK BHUSHAN)

   



Judgment Text


The application for oral hearing is rejected.

The application for stay of execution of death sentence is also rejected.

We have gone through the Curative Petition and the relevant documents. In our opinion, no case is made out within the parameters indicated in the decision of this Court in Rupa Ashok Hurra vs. Ashok Hurra & Another, reported in 2002 (4) SCC 388. Hence, the Curative Petition is dismissed.

As a sequel to the above, pending

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interlocutory application also stands disposed of.
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