हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / फोर्टिस मामला: सुप्रीम कोर्ट ने सिंह बंधुओं को दी सलाहकारों से परामर्श की सलाह

फोर्टिस मामला: सुप्रीम कोर्ट ने सिंह बंधुओं को दी सलाहकारों से परामर्श की सलाह

उच्चतम न्यायालय ने गुरुवार को रैनबैक्सी के पूर्व प्रमोटरों मालविंदर और शिविंदर सिंह को सिंगापुर ट्रिब्यूनल के 3,500 करोड़ रुपये के जुर्माने के अनुपालन के बारे में अपने सलाहकारों से परामर्श करने को कहा।

Malvinder Singh and Shivinder Singh
Malvinder Singh and Shivinder Singh

प्रधान न्यायाधीश रंजन गोगोई की एक पीठ ने अदालत में मौजूद सिंह बंधुओं से कहा कि वे अपने वित्तीय और कानूनी सलाहकारों से परामर्श करें की वे ट्रिब्यूनल के आदेश का अनुपालन कैसे करेंगे और इस पर एक ठोस योजना दें।

पीठ ने कहा, ‘यह किसी के व्यक्तिगत सम्मान का सवाल नहीं है लेकिन यह देश के सम्मान के लिए सही नहीं है। आप फार्मेसी उद्योग के जाने-माने नाम हैं और यह अच्छा नहीं लगता की आप अदालत में पेश हों।’

न्यायामूर्ति दीपक गुप्ता और न्यायामूर्ति संजीव खन्ना भी इस पीठ में शामिल थे। पीठ ने सिंह बंधुओं से अपने सलाहकारों से परामर्श करने के बाद 28 मई को अदालत में पेश होने का आदेश देते हुए कहा, ‘संभवत: अदालत में यह आपकी आखिरी पेशी होगी।’

अदालत जापानी कम्पनी दाइची सैंको की याचिका पर सुनवाई कर रही थी, जो मालविंदर और शिविंदर सिंह के खिलाफ अपने एक मामले में सिंगापुर के एक न्यायाधिकरण द्वारा लगाए 3,500 करोड़ रुपये के जुर्माने की मांग कर रही है।

Source

Facebook Comments

 
 
Hindu

Hindu

State of Affairs Women Safety: State of Affairs             pic by mangal Demonitisation Diaries Demonitisation Diaries                                                       by sify Hindu Hindu

...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

UIDAI Leaks UIDAI Leaks Tax Reforms    by Hindu Tax Reforms by Hindu Hindu Hindu

pinterest

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

Hindu Hindu

Let Justice Be Let Justice Be

TOI

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

Hindu

Painting India Saffron Painting India Saffron

TOI

Hindu Hindu America First Walk Your own Talk Delivery Boy Delivery Boy                    by Satish

TOI

Donald Trump’s immigration ban Donald Trump’s immigration ban Pakistan Democracy Pakistan Democracy

TOI

Hindu

Acheche DIn Acheche Din     pic by sify Netas in Election mode Netas in Election mode

Hindu

Cartoon TOI

Hindu

Hindu

TOI

TOI

TOI Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

TOI

Hindu Job Hazards State of Two Nations State of Two Nations               pic by sandeep

IBN IBN

TOI Hindu ALL_1_Theme_01A_24_2383617g

Hindu

TOI

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports

Hindu

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Alligator vs Litigator Alligator vs Litigator Four Pillars of Democracy Four Pillars of Democracy             by Satish Time to straighten up Time to straighten up                pic by TOI Hindu Missing the Point Missing the Point pic by english blog TOI Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG TOI If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Soaring of Oil Prices pic by indiaone

Hindu Hindu

Belts are for Dogs Belts are for Dogs 150425_-_farmers_a_2384764f

Hindu

TOI

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 *