SHOR Vs. STATE OF UTTAR PRADESH
LAWS(SC)-2020-8-7
SUPREME COURT OF INDIA
Decided on August 05,2020

Shor Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents

JUDGEMENT

- (1.)The facts of the case in W.P. (Crl.) No. 58/2020 is taken up -being similar, both writ petitions are disposed of by this order.
(2.)Pursuant to our order dated 30.10.2017, an order dated 22.01.2018 has been passed in which it is recorded that though the petitioner has undergone 28 years 08 months and 21 days without remission (otherwise including remission) having undergone imprisonment of 37 years 01 month and 18 days, yet premature release cannot be given in the facts of this case as the prisoner along with 20 co-accused committed the murder of 11 persons with deadly weapons and injured others.
(3.)This being the case, the order states "premature release of this kind of prisoner would send a negative message against the justice system in the society". It was then also mentioned that the Senior Superintendent of Police and the District Magistrate have confirmed that the prisoner is not incapacitated from committing crime.
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