PAWAN KUMAR GUPTA Vs. STATE OF N.C.T. OF DELHI
LAWS(SC)-2020-3-96
SUPREME COURT OF INDIA
Decided on March 02,2020

PAWAN KUMAR GUPTA Appellant
VERSUS
STATE OF N.C.T. OF DELHI Respondents


Referred Judgements :-

RUPA ASHOK HURRA VS. ASHOK HURRA [REFERRED TO]


JUDGEMENT

Ashok Bhushan,j. - (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 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 v. Ashok Hurra and Another, reported in 2002 (4) SCC 388. Hence, the Curative Petition is dismissed.
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