हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / एनआरसी पर उच्चतम न्यायालय ने असम सरकार को लगाई फटकार, 27 मार्च तक मांगी विस्तृत रिपोर्ट

एनआरसी पर उच्चतम न्यायालय ने असम सरकार को लगाई फटकार, 27 मार्च तक मांगी विस्तृत रिपोर्ट

उच्चतम न्यायालय ने असम में कार्यरत विदेशी न्यायाधिकरणों के अपर्याप्त होने के मामले में राज्य सरकार को बुधवार को आड़े हाथ लिया और उसे 27 मार्च इस संबंध में हलफनामे पर विस्तृत विवरण दाखिल करने का निर्देश दिया।

Assam NRC
Assam NRC

प्रधान न्यायाधीश रंजन गोगोई, न्यायमूर्ति दीपक गुप्ता और न्यायमूर्ति संजीव खन्ना की पीठ को असम सरकार ने सूचित किया कि पिछले दस साल में विदेशी न्यायाधिकरण ने 50,000 से अधिक नागिरकों को विदेशी घोषित किया है।

असम सरकार की ओर से सालिसीटर जनरल तुषार मेहता ने कहा कि राज्य के छह हिरासत शिविरों में करीब 900 लोगों को रखा गया है। पीठ ने कहा कि राज्य सरकार को स्पष्ट रूप से बताना होगा कि क्या राज्य में कार्यरत विदेशी न्यायाधिकरण पर्याप्त हैं और वे किस तरह से काम कर रहे हैं।

इसने कहा कि इस समय वह असम के मुख्य सचिव को व्यक्तिगत रूप से पेश होने के लिये जोर नहीं दे रही है, परंतु वह सरकार से हलफनामे के माध्यम से जानना चाहती है कि राज्य में कार्यरत विदेशी न्यायाधिकरण पर्याप्त हैं या नहीं।

 

Source

Facebook Comments

 
 
TOI Belts are for Dogs Belts are for Dogs State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

pinterest

Hindu Let Justice Be Let Justice Be

Hindu

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption]

TOI

TOI Hindu Hindu

Hindu Hindu

TOI

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Pakistan Democracy Pakistan Democracy UIDAI Leaks UIDAI Leaks If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

TOI

Four Pillars of Democracy Four Pillars of Democracy             by Satish State of Affairs Women Safety: State of Affairs             pic by mangal Demonitisation Diaries Demonitisation Diaries                                                       by sify Missing the Point Missing the Point pic by english blog

TOI

Painting India Saffron Painting India Saffron

Hindu Hindu

State of Two Nations State of Two Nations               pic by sandeep

Hindu

Hindu

Hindu

TOI TOI Time to straighten up Time to straighten up                pic by TOI

Hindu

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

TOI

Hindu Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Delivery Boy Delivery Boy                    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

Netas in Election mode Netas in Election mode TOI Job Hazards ALL_1_Theme_01A_24_2383617g

Hindu

Cartoon

IBN IBN

Hindu Alligator vs Litigator Alligator vs Litigator Hindu Hindu

TOI

150425_-_farmers_a_2384764f

Hindu

TOI

Hindu

Hindu

Hindu

Acheche DIn Acheche Din     pic by sify Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Donald Trump’s immigration ban Donald Trump’s immigration ban Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify America First Walk Your own Talk

TOI

Tax Reforms    by Hindu Tax Reforms by Hindu TOI Soaring of Oil Prices pic by indiaone

TOI

Hindu

Hindu Hindu
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 *