हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / केन्द्र ने उच्चतम न्यायालय को बताया: असम में छह हिरासत शिविरों में 938 व्यक्ति, 823 विदेशी घोषित

केन्द्र ने उच्चतम न्यायालय को बताया: असम में छह हिरासत शिविरों में 938 व्यक्ति, 823 विदेशी घोषित

केन्द्र ने मंगलवार को उच्चतम न्यायालय को सूचित किया कि इस समय असम में छह हिरासत शिविरों में 938 व्यक्ति हैं जिनमें से 823 को न्यायाधिकरणों ने विदेशी घोषित किया है।

प्रधान न्यायाधीश रंजन गोगोई, न्यायमूर्ति एल नागेश्वर राव और न्यायमूर्ति संजीव खन्ना की पीठ को केन्द्र ने बताया कि 27,000 से अधिक विदेशियों को भारत में गैरकानूनी तरीके से घुसपैठ के दौरान सीमा से वापस खदेड़ दिया गया।

Supreme Court
Supreme Court

केन्द्र ने शीर्ष अदालत द्वारा 28 जनवरी को पूछे गये सवालों के जवाब में यह जानकारी दी। न्यायालय ने केन्द्र और राज्य सरकार से पूछा था कि असम में कितने हिरासत शिविर चल रहे हैं और पिछले दस साल के दौरान इनमें से कितने विदेशियों को हिरासत में लिया गया।

सालिसीटर जनरल तुषार मेहता ने पीठ को बताया कि केन्द्र और राज्य सरकार ने हलफनामों में विस्तृत जानकारी दी है। उन्होंने कहा कि केन्द्र ने 47 करोड़ रूपए आबंटित किये हैं जबकि असम ने विभिन्न सुविधाओं वाले नये हिरासत केन्द्र की इमारत के लिये भूमि उपलब्ध करायी है। यह मानवाधिकार के मुद्दे को भी ध्यान में रखेगा।

मेहता ने कहा कि नया हिरासत केन्द्र 31 अगस्त तक बन कर तैयार हो जायेगा।

पीठ भोजनावकाश के बाद भी इस मामले पर सुनवाई करेगी।

 

Source

Facebook Comments

 
 

TOI

TOI Hindu Hindu Belts are for Dogs Belts are for Dogs Hindu Tax Reforms    by Hindu Tax Reforms by Hindu Soaring of Oil Prices pic by indiaone

Hindu

Demonitisation Diaries Demonitisation Diaries                                                       by sify [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Hindu Hindu

Hindu

TOI Cartoon TOI

TOI

...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

State of Affairs Women Safety: State of Affairs             pic by mangal Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Hindu

TOI

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

Hindu

Four Pillars of Democracy Four Pillars of Democracy             by Satish

Hindu Hindu

Delivery Boy Delivery Boy                    by Satish Missing the Point Missing the Point pic by english blog State of Two Nations State of Two Nations               pic by sandeep

Hindu

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

pinterest

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Hindu

Hindu

TOI

State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI TOI Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Job Hazards

Hindu

Hindu

Hindu

Hindu Hindu

TOI

Let Justice Be Let Justice Be Netas in Election mode Netas in Election mode

TOI

Alligator vs Litigator Alligator vs Litigator TOI Time to straighten up Time to straighten up                pic by TOI 150425_-_farmers_a_2384764f

Hindu

ALL_1_Theme_01A_24_2383617g

Hindu

Donald Trump’s immigration ban Donald Trump’s immigration ban

IBN IBN

Acheche DIn Acheche Din     pic by sify

TOI

TOI

UIDAI Leaks UIDAI Leaks TOI Painting India Saffron Painting India Saffron America First Walk Your own Talk NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

TOI

Pakistan Democracy Pakistan Democracy Hindu Hindu Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify 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 *