हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / शारदा चिटफंड स्कैम: सुप्रीम कोर्ट के जज एल नागेश्वर राव ने CBI की याचिका पर सुनवाई से खुद को किया अलग

शारदा चिटफंड स्कैम: सुप्रीम कोर्ट के जज एल नागेश्वर राव ने CBI की याचिका पर सुनवाई से खुद को किया अलग

सुप्रीम कोर्ट के जज जस्टिस एल नागेश्वर राव ने शारदा चिटफंड घोटाले की जांच में पश्चिम बंगाल अथॉरिटीज़ की तरफ से बाधा डालने के आरोप लगाने वाली सीबीआई की याचिका पर सुनवाई से खुद को अलग कर लिया.

Justice L Nageswara Rao
Justice L Nageswara Rao

प्रधान न्यायाधीश रंजन गोगोई, जस्टिस एल नागेश्वर राव और जस्टिस संजीव खन्ना की पीठ के समक्ष सीबीआई की अवमानना याचिका सुनवाई के लिए लिस्टेड थी. प्रधान न्यायाधीश ने सीबीआई की याचिकाओं पर सुनवाई स्थगित करते हुए कहा कि एक न्यायाधीश इस पीठ का हिस्सा नहीं बनना चाहते.

जस्टिस राव ने कहा कि वह राज्य की ओर से वकील के रूप में पेश हुए थे और इसलिए मामले की सुनवाई नहीं कर सकते. बेंच ने अब इस मामले को 27 फरवरी को उस पीठ के समक्ष सूचीबद्ध कर दिया, जिसका न्यायमूर्ति राव हिस्सा नहीं हों.

पश्चिम बंगाल के मुख्य सचिव मलय कुमार डे, डीजीपी वीरेंद्र कुमार और कोलकाता पुलिस आयुक्त राजीव कुमार ने घोटाले के संबंध में सीबीआई द्वारा दायरा अवमानना याचिका पर शीर्ष अदालत में 18 फरवरी को अलग शपथपत्र दायर किए थे और ‘बिना शर्त और स्पष्ट रूप से माफी’ मांगी थी. शीर्ष अदालत ने उन्हें सीबीआई की अवमानना याचिकाओं पर जवाब दायर करने का पांच फरवरी को आदेश दिया था.

Source

Facebook Comments

 
 
Acheche DIn Acheche Din     pic by sify Delivery Boy Delivery Boy                    by Satish

Hindu

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Hindu Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

TOI

TOI

Cartoon

TOI

Alligator vs Litigator Alligator vs Litigator ALL_1_Theme_01A_24_2383617g

Hindu

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

Hindu

TOI Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify

TOI

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

TOI

Hindu

NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Tax Reforms    by Hindu Tax Reforms by Hindu TOI

TOI

Soaring of Oil Prices pic by indiaone Painting India Saffron Painting India Saffron

Hindu Hindu

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Hindu Hindu

Hindu

Hindu

TOI

Four Pillars of Democracy Four Pillars of Democracy             by Satish Missing the Point Missing the Point pic by english blog State of Affairs Women Safety: State of Affairs             pic by mangal Netas in Election mode Netas in Election mode

Hindu

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din TOI Job Hazards

Hindu Hindu

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

IBN IBN

Hindu UIDAI Leaks UIDAI Leaks State of Two Nations State of Two Nations               pic by sandeep Hindu Hindu Pakistan Democracy Pakistan Democracy Hindu Hindu Demonitisation Diaries Demonitisation Diaries                                                       by sify TOI State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI Hindu

TOI

Hindu Belts are for Dogs Belts are for Dogs

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

Let Justice Be Let Justice Be America First Walk Your own Talk 150425_-_farmers_a_2384764f

Hindu

pinterest

TOI

Time to straighten up Time to straighten up                pic by TOI 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 *