STATE OF HARYANA Vs. RAM DIYA:RAMSARAN
LAWS(SC)-1990-4-76
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on April 10,1990

STATE OF HARYANA Appellant
VERSUS
RAM DIYA,RAMSARAN Respondents





Cited Judgements :-

RACHAPAL VS. STATE OF U P [LAWS(ALL)-1994-12-1] [REFERRED TO]
ASHOK KUMAR S O SHRI RAM NARESH VS. STATE OF U P [LAWS(ALL)-2005-5-148] [REFERRED TO]
SURENDRA KUMAR SRI HARGOVIND SINGH VS. STATE OF U P [LAWS(ALL)-2005-9-4] [REFERRED TO]
PRAVEEN KANT UPPADHYAY SRI KAILASH VS. STATE OF U P [LAWS(ALL)-2006-5-232] [REFERRED TO]
GORI SHANKAR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2009-3-84] [REFERRED TO]
NATWAR LAL VS. STATE OF H.P. [LAWS(HPH)-2000-12-14] [REFERRED TO]
CHANCHAL GOYAL VS. STATE OF RAJASTHAN [LAWS(SC)-2003-2-109] [REFERRED]
STATE OF HARYANA VS. MAHENDER SINGH [LAWS(SC)-2007-11-14] [REFERRED TO]
LAL DHAR AND OTHERS VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1996-10-25] [REFERRED]
LAL SINGH @ MANJIT SINGH AND ORS VS. STATE OF GUJARAT AND OTHERS AND ORS [LAWS(P&H)-2012-8-620] [REFERRED]


JUDGEMENT

S. Ratnavel Pandian, J. - (1.)Leave granted in Special Leave Petition (Criminal) No. 1158 of 1985.
(2.)The State of Haryana has preferred these two appeals against the Judgment and Order of the Punjab and Haryana High Court .dated 21-12-1984 in Writ Petitions Nos. 399/ 83 and 251/ 83 respectively passing similar orders directing the State Government to consider the cases of the respondents for premature release.
(3.)The facts which lie in a very narrow compass may be stated thus: The respondents were convicted under Section 302 of the Indian Penal Code and sentenced to death by the Additional Sessions Judge, Karnal which sentence inflicted on each of them was subsequently commuted to life imprisonment on mercy petitions.
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