BREAKING: SC Upholds Death Penalty in 2012 Nirbhaya Gang Rape case

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July 09, 2018

The much touted Nirbhaya Gang rape case was taken up by Supreme Court today, whereby the Supreme Court has upheld death penalty to the convicts in the case.

The Three-Judge Bench of the Apex Court headed by Chief Justice Dipak Misra while upholding Delhi High Court’s order in the case noted that there was no scope for consideration of abatement of punishment in the case.

This verdict of Supreme Court strengthens our belief in law and Justice and assures that voices of people throughout the nation demanding death penalty of rapists in 2012 Nirbhaya Gang rape case did not go unheard of.