AKSHAY KUMAR SINGH Vs. THE STATE OF N.C.T. OF DELHI
LAWS(SC)-2020-1-147
SUPREME COURT OF INDIA
Decided on January 30,2020

AKSHAY KUMAR SINGH Appellant
VERSUS
The State Of N.C.T. Of Delhi Respondents


Referred Judgements :-

RUPA ASHOK HURRA VS. ASHOK HURRA [REFERRED TO]


JUDGEMENT

- (1.)The application for oral hearing is rejected.
(2.)The application for stay of execution of death sentence is also rejected.
(3.)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 v. Ashok Hurra and Another, reported in 2002 (4) SCC 388. Hence, the Curative Petitions are dismissed.
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