हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / एरिक्सन इंडिया की याचिका पर सुप्रीम में पेश हुए अनिल अंबानी, कल फिर होगी सुनवाई

एरिक्सन इंडिया की याचिका पर सुप्रीम में पेश हुए अनिल अंबानी, कल फिर होगी सुनवाई

उच्चतम न्यायालय ने मंगलवार को रिलायंस कम्युनिकेशन लिमिटेड के चेयरमैन अनिल धीरूभाई अंबानी और अन्य को जारी अवमानना नोटिस पर सुनवाई बुधवार के लिये स्थगित कर दी। न्यायालय ने एरिक्सन इंडिया की उस याचिका पर ये नोटिस जारी किये थे जिसमें उन पर 550 करोड़ रुपये की बकाया राशि का भुगतान नहीं करने का आरोप लगाया गया है।

Anil Ambani
Anil Ambani

न्यायमूर्ति आर एफ नरीमन और न्यायमूर्ति विनीत सरन की पीठ के समक्ष अंबानी, रिलायंस टेलीकाम लिमिटेड चेयरमैन सतीश सेठ और रिलायंस इंफ्राटेल लिमिटेड की चेयरपर्सन छाया विरानी उपस्थित हुये। इन सभी को न्यायालय की अवमानना का नोटिस जारी किया गया था।

पीठ ने कहा कि समय की कमी और भोजन अवकाश के बाद विशेष पीठ के बैठने की वजह से अवमानना याचिका के इस मामले में कल सुनवाई जारी रहेगी।

इस मामले में संक्षिप्त सुनवाई के दौरान एरिक्सन इंडिया की ओर से वरिष्ठ अधिवक्ता दुष्यंत दवे ने कहा कि शीर्ष अदालत के पहले के दो आदेशों का घोर उल्लंघन किया गया है और उन्होंने (आरकाम) ने अभी तक बकाया राशि का भुगतान नहीं किया है।

पीठ ने तीनों कथित अवमाननाकर्ताओं को कल भी न्यायालय में उपस्थित रहने का निर्देश दिया।

Source

Facebook Comments

 
 
Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din TOI State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Alligator vs Litigator Alligator vs Litigator Hindu Hindu Soaring of Oil Prices pic by indiaone

TOI

Tax Reforms    by Hindu Tax Reforms by Hindu [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Missing the Point Missing the Point pic by english blog Hindu Let Justice Be Let Justice Be

...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

TOI Hindu Demonitisation Diaries Demonitisation Diaries                                                       by sify State of Two Nations State of Two Nations               pic by sandeep

Hindu

TOI Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG TOI

TOI

ALL_1_Theme_01A_24_2383617g

Hindu

Acheche DIn Acheche Din     pic by sify

Hindu

TOI

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Hindu 150425_-_farmers_a_2384764f

Hindu

TOI State of Affairs Women Safety: State of Affairs             pic by mangal

TOI

Belts are for Dogs Belts are for Dogs Cartoon

Hindu Hindu

TOI

TOI

Hindu

IBN IBN

Delivery Boy Delivery Boy                    by Satish

Hindu

America First Walk Your own Talk

Hindu Hindu

Time to straighten up Time to straighten up                pic by TOI

Hindu

Hindu

Hindu

Hindu

TOI

pinterest

Hindu Hindu Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu Hindu [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption]

Hindu

TOI

[caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Job Hazards [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption]

TOI

TOI

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify
 
 
 

Check Also

Robert Vadra

मनी लांड्रिंग केसः रॉबर्ट वाड्रा की अंतरिम जमानत 2 मार्च तक बढ़ी

दिल्ली की पटियाला हाउस कोर्ट में शनिवार को रॉबर्ट वाड्रा मनी लॉन्ड्रिंग मामले की सुनवाई के लिए पहुंचे. आज वाड्रा की अंतरिम जमानत खत्म हो रही थी. जिसके बाद कोर्ट ने उनकी जमानत 2 मार्च तक बढ़ा दी है. वाड्रा ...

Leave a Reply

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