हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / डीजीपी पद के लिए उन अधिकारियों के नाम पर करें विचार जिनका कार्यकाल न्यूनतम छह माह शेष हो : उच्चतम न्यायालय

डीजीपी पद के लिए उन अधिकारियों के नाम पर करें विचार जिनका कार्यकाल न्यूनतम छह माह शेष हो : उच्चतम न्यायालय

उच्चतम न्यायालय ने पुलिस सुधार के अपने पिछले आदेश को बुधवार को स्पष्ट करते हुए कहा कि पुलिस महानिदेशक (डीजीपी) के पद के लिए ऐसे अधिकारियों के नाम पर विचार किया जाए जिनका कार्यकाल न्यूनतम छह माह शेष हो।

Supreme Court
Supreme Court

प्रधान न्यायाधीश रंजन गोगोई की अध्यक्षता वाली पीठ ने कहा कि संघ लोक सेवा आयोग (यूपीएससी) द्वारा डीजीपी पद के लिए की जाने वाली अनुशंसा एवं समिति की तैयारी पूरी तरह मेरिट पर आधारित होनी चाहिए।

शीर्ष अदालत ने उत्तर प्रदेश के पूर्व डीजीपी प्रकाश सिंह की ओर से दायर संशोधन याचिका पर यह फैसला सुनाया।

सिंह का आरोप है कि तीन जुलाई, 2018 के निर्देश का राज्य सरकारों द्वारा दुरुपयोग किया जा रहा है और वे डीजीपी पद पर नियुक्ति के लिए योग्य वरिष्ठ अधिकारियों के नामों को नजरअंदाज कर रही हैं।

अदालत ने पिछले साल जुलाई में पुलिस सुधार पर कई निर्देश जारी किए थे और सभी राज्यों तथा केंद्र शासित प्रदेशों को किसी भी पुलिस अधिकारी को कार्यवाहक डीजीपी बनाने से रोक दिया था। यह फैसला ऐसी उच्चस्तरीय नियुक्तियों में पक्षपात एवं भाई-भतीजावाद से बचने के लिहाज से किया गया था।

 

Source

Facebook Comments

 
 

TOI

Hindu

Painting India Saffron Painting India Saffron Netas in Election mode Netas in Election mode

...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 Delivery Boy Delivery Boy                    by Satish If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI America First Walk Your own Talk

Hindu

TOI

Demonitisation Diaries Demonitisation Diaries                                                       by sify Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   TOI Job Hazards

Hindu

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

TOI

Hindu

Hindu

Hindu Hindu TOI Donald Trump’s immigration ban Donald Trump’s immigration ban Alligator vs Litigator Alligator vs Litigator Hindu Hindu Hindu TOI

IBN IBN

State of Two Nations State of Two Nations               pic by sandeep

TOI

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify

TOI

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Missing the Point Missing the Point pic by english blog

TOI

Hindu

pinterest

Hindu

150425_-_farmers_a_2384764f

Hindu

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG UIDAI Leaks UIDAI Leaks Acheche DIn Acheche Din     pic by sify Pakistan Democracy Pakistan Democracy Tax Reforms    by Hindu Tax Reforms by Hindu Hindu Hindu

Hindu Hindu

Hindu

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

TOI

NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Cartoon Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din ALL_1_Theme_01A_24_2383617g

Hindu

TOI

Hindu

Belts are for Dogs Belts are for Dogs

Hindu Hindu

Soaring of Oil Prices pic by indiaone Four Pillars of Democracy Four Pillars of Democracy             by Satish Let Justice Be Let Justice Be Time to straighten up Time to straighten up                pic by TOI

TOI

TOI Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports 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 *