हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / चारा घोटाला: न्यायालय ने लालू की जमानत याचिका पर सीबीआई से मांगा जवाब

चारा घोटाला: न्यायालय ने लालू की जमानत याचिका पर सीबीआई से मांगा जवाब

उच्चतम न्यायालय ने करोड़ों रूपए के चारा घोटाले से संबंधित तीन मामलों में राजद सुप्रीमो लालू प्रसाद यादव की जमानत याचिका पर शुक्रवार को केन्द्रीय जांच ब्यूरो से जवाब मांगा।

Lalu Prasad Yadav
Lalu Prasad Yadav

प्रधान न्यायाधीश रंजन गोगोई, न्यायमूर्ति दीपक गुप्ता और न्यायमूर्ति संजीव खन्ना की पीठ ने सीबीआई को लालू यादव की याचिका पर दो सप्ताह के भीतर जवाब देने का निर्देश दिया है। लालू यादव ने इन मामलों में उन्हें जमानत देने से इंकार करने के झारखण्ड उच्च न्यायालय के फैसले को चुनौती दी है।

चारा घोटाला अविभाजित बिहार के पशुपालन विभाग में खजाने से 1990 के प्रारंभ में फर्जी तरीके से नौ सौ करोड़ रूपए की रकम निकालने से संबंधित है। लालू प्रसाद यादव उस दौर में बिहार के मुख्यमंत्री थे।

राजद सुप्रीमो इन तीन मामलों में दिसंबर, 2017 से रांची की बिरसा मुण्डा केन्द्रीय जेल में बंद हैं। लालू यादव ने अपनी बढ़ती उम्र और गिरते स्वास्थ का हवाला देते हुये झारखण्ड उच्च न्यायलाय से जमानत का अनुरोध किया था।

राजद सुप्रीमो मधुमेह, रक्तचाप और कई अन्य बीमारियों से जूझ रहे हैं और उन्हें इनमें से एक मामले में पहले जमानत मिल गयी थी।

लालू यादव देवघर, दुमका और चाईबासा के दो कोषागार से फर्जी तरीके से धन निकालने के जुर्म में दोषी ठहराये गये हैं। चाईबासा कोषागार से संबंधित दो में से एक मामले में उन्हें जमानत मिल गयी थी।

इस समय उन पर दोरांदा कोषागार से संबंधित मामले में मुकदमा चल रहा है।

 

Source

Facebook Comments

 
 

pinterest

TOI

150425_-_farmers_a_2384764f

Hindu

Hindu

Belts are for Dogs Belts are for Dogs

Hindu

TOI

Hindu Hindu

Hindu

TOI

State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

TOI

UIDAI Leaks UIDAI Leaks America First Walk Your own Talk Hindu Hindu Hindu TOI

IBN IBN

Hindu Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Let Justice Be Let Justice Be Painting India Saffron Painting India Saffron ALL_1_Theme_01A_24_2383617g

Hindu

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia TOI State of Two Nations State of Two Nations               pic by sandeep State of Affairs Women Safety: State of Affairs             pic by mangal Pakistan Democracy Pakistan Democracy

TOI

Delivery Boy Delivery Boy                    by Satish Hindu

Hindu

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG TOI TOI Donald Trump’s immigration ban Donald Trump’s immigration ban Alligator vs Litigator Alligator vs Litigator NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks TOI

TOI

TOI

Acheche DIn Acheche Din     pic by sify

Hindu

Hindu

Cartoon Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

...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 Hindu Tax Reforms    by Hindu Tax Reforms by Hindu Missing the Point Missing the Point pic by english blog

Hindu

Hindu

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Netas in Election mode Netas in Election mode

TOI

Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu TOI Demonitisation Diaries Demonitisation Diaries                                                       by sify

Hindu Hindu

Job Hazards

TOI

Time to straighten up Time to straighten up                pic by TOI Soaring of Oil Prices pic by indiaone Hindu Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Hindu [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption]
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 *