Home / Latest News / Court allows Greenpeace India to operate two of its domestic accounts

Court allows Greenpeace India to operate two of its domestic accounts

May,27,2015: The Delhi High Court on Wednesday allowed Greenpeace India to operate two of its domestic accounts and access its fixed deposits.

Greenpeace
Greenpeace

The Central Government, however, reiterated what it has told the High Court on Tuesday — that Greenpeace India violated the Foreign Contribution Regulation Act by merging its foreign donations with domestic ones.

Greenpeace India had filed a plea in court against the cancellation of its registration, saying that it was facing an imminent shut-down and it had barely a month to survive with the government recently freezing its accounts, over allegations of foreign funding that were specifically meant to target India’s economic and development interests.

The organisation has also faced a host of other penalties for which they have approached the court in the past.

The government had suspended Greenpeace India’s license for six months, which had barred it from receiving foreign funds. It had also issued a show cause notice to them asking why it should not be shut down permanently.

Facebook Comments

Check Also

Fake College Degrees

UGC releases list of 24 “Fake” Universities, out of which 8 are based in Delhi itself. Read Full List here

April 24,2018: Commission has warned the public to not to take admission in these Fake Universities. On Tuesday, University Grants Commission (UGC) released a list of fake universities. According to UGC, these institutions are not entitled to confer any degree. ...

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the latest laws news and updates from our team.