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Vinay Sharma v/s The State of N.C.T. of Delhi


    Curative Petition (Criminal) Nos. 6-8 of 2020 in Review Petition (Criminal) Nos. 570, 672-673 of 2017 in Criminal Appeal Nos. 607, 609-610 of 2017

    Decided On, 14 January 2020

    At, Supreme Court of India

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

    For the Appearing Parties: --------------



Judgment Text


The applications for oral hearing are rejected.

The applications for stay of execution of death sentence are also rejected.

We have gone through the Curative Petitions 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. He

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nce, the Curative Petitions are dismissed.
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