हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / उच्चतम न्यायालय ने नरसिम्हा को बीसीसीआई में क्रिकेट प्रशासन विवाद हल करने को मध्यस्थ बनाया

उच्चतम न्यायालय ने नरसिम्हा को बीसीसीआई में क्रिकेट प्रशासन विवाद हल करने को मध्यस्थ बनाया

उच्चतम न्यायालय ने बृहस्पतिवार को बीसीसीआई के मामले में न्याय-मित्र की भूमिका निभा रहे वरिष्ठ अधिवक्ता पी एस नरसिम्हा को क्रिकेट प्रशासन से संबंधित तमाम विवादों को सुलझाने के लिये मध्यस्थ नियुक्त किया।

Supreme-Court-India
Supreme-Court-India

न्यायमूर्ति एस ए बोबडे और न्यायमूर्ति ए एम सप्रे की पीठ को नरसिम्हा ने सूचित किया कि शीर्ष अदालत के पूर्व न्यायाधीश डी के जैन ने बीसीसीआई के लोकपाल का पदभार ग्रहण कर लिया है।

पीठ ने क्रिकेट प्रशासन में विवादों को हल करने के लिये नरसिम्हा को मध्यस्थ के रूप में काम करने के लिये कहते हुये टिप्पणी की, ‘‘खेल जारी रहना चाहिए।’’

पीठ ने नरसिम्हा को प्रशासकों की समिति द्वारा विभिन्न क्रिकेट एसोसिएशनों को धन देने से संबंधित विवादों पर भी गौर करने का निर्देश दिया।

पीठ ने इसके साथ ही देश की सभी अदालातों को बीसीसीआई और राज्य क्रिकेट एसोसिएशनों से संबंधित किसी भी मामले में कार्यवाही के लिये याचिका पर विचार करने से रोक दिया है।

 

Source

Facebook Comments

 
 
State of Two Nations State of Two Nations               pic by sandeep Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia TOI Donald Trump’s immigration ban Donald Trump’s immigration ban State of Affairs Women Safety: State of Affairs             pic by mangal

TOI

pinterest

TOI Delivery Boy Delivery Boy                    by Satish Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din TOI Missing the Point Missing the Point pic by english blog

TOI

Acheche DIn Acheche Din     pic by sify 150425_-_farmers_a_2384764f

Hindu

TOI

Job Hazards NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

Hindu

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Hindu Hindu Tax Reforms    by Hindu Tax Reforms by Hindu America First Walk Your own Talk

Hindu

TOI Hindu

Hindu

Four Pillars of Democracy Four Pillars of Democracy             by Satish Soaring of Oil Prices pic by indiaone

IBN IBN

Demonitisation Diaries Demonitisation Diaries                                                       by sify

Hindu Hindu

TOI

Hindu

UIDAI Leaks UIDAI Leaks Alligator vs Litigator Alligator vs Litigator

TOI

Painting India Saffron Painting India Saffron Hindu Hindu Hindu Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports

TOI

Hindu Hindu

Hindu

Hindu

Netas in Election mode Netas in Election mode Cartoon TOI Pakistan Democracy Pakistan Democracy ALL_1_Theme_01A_24_2383617g

Hindu

TOI

Belts are for Dogs Belts are for Dogs Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify TOI Hindu [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Hindu Let Justice Be Let Justice Be Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Hindu

Hindu

Hindu Time to straighten up Time to straighten up                pic by TOI If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Hindu

State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

TOI

TOI

Download our App
ios icon
android icon
 
 
 

Check Also

Supreme Court of India

तेजाब हमला निर्मम अपराध, किसी भी तरह क्षमा योग्य नहीं : सुप्रीम कोर्ट

सुप्रीम कोर्ट ने तेजाब हमले को ‘असभ्य व निर्मम’ करार देते हुए कहा कि यह अपराध क्षमा करने योग्य नहीं है। शीर्ष अदालत ने दो दोषियों को पीड़ित लड़की को डेढ़-डेढ़ लाख रुपये अतिरिक्त मुआवजा देने का आदेश देते हुए ...

Leave a Reply

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