हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / हेलिकॉप्टर मामला: ईडी ने अदालत को बताया, राजीव सक्सेना के सरकारी गवाह बनने पर कोई आपत्ति नहीं

हेलिकॉप्टर मामला: ईडी ने अदालत को बताया, राजीव सक्सेना के सरकारी गवाह बनने पर कोई आपत्ति नहीं

प्रवर्तन निदेशालय (ईडी) ने अगस्ता वेस्टलैंड धनशोधन मामले में बृहस्पतिवार को दिल्ली की एक अदालत से कहा कि अगर एक कथित बिचौलिये राजीव सक्सेना को सरकारी गवाह बनने की अनुमति दी जाती है तो उसे कोई आपत्ति नहीं है।

AgustaWestland Scam co accused Rajeev Saxena
AgustaWestland Scam co accused Rajeev Saxena

जांच एजेंसी ने विशेष न्यायाधीश अरविंद कुमार को बताया कि यदि सक्सेना को सरकारी गवाह बनाया जाता है तो ईडी के लिए यह उपयोगी रहेगा।

इस मामले में सरकारी गवाह बनना चाह रहे राजीव सक्सेना ने छह मार्च को बंद कमरे में हुई सुनवाई के दौरान अदालत में अपना बयान दर्ज कराया था। इसके बाद अदालत ने उनके बयान की प्रतियां मामले की सुनवाई कर रहे विशेष न्यायाधीश को भेज दी थी।

अदालत ने एम्स द्वारा सौंपी गई रिपोर्ट का अवलोकन करने के बाद उन्हें चिकित्सा आधार पर जमानत दे दी थी।

अदालत मामले पर 25 मार्च को विचार करेगी।

दुबई स्थित दो कंपनियों – ‘यूएचवाई सक्सेना’ और ‘मैट्रिक्स होल्डिंग्स’ – के निदेशक सक्सेना 3,600 करोड़ रुपये के अगस्ता वेस्टलैंड घोटाला मामले में ईडी की ओर से दायर आरोप-पत्र में नामजद आरोपियों में शामिल हैं।

ईडी ने अपने आरोप-पत्र में इस करार के कथित बिचौलिये क्रिश्चियन मिशेल, अगस्ता वेस्टलैंड और फिनमेकैनिका के पूर्व निदेशकों ग्यूसेप ओर्सी और ब्रूनी स्पैग्नोलिनी, वायुसेना के पूर्व प्रमुख एस पी त्यागी और सक्सेना की पत्नी शिवानी को भी नामजद आरोपी बनाया है।

Source

Facebook Comments

 
 

TOI

UIDAI Leaks UIDAI Leaks Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Hindu Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Hindu Hindu

TOI

Demonitisation Diaries Demonitisation Diaries                                                       by sify Belts are for Dogs Belts are for Dogs Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports TOI

Hindu Hindu

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

TOI

TOI

Painting India Saffron Painting India Saffron

TOI

TOI ALL_1_Theme_01A_24_2383617g

Hindu

Tax Reforms    by Hindu Tax Reforms by Hindu NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks America First Walk Your own Talk Hindu Time to straighten up Time to straighten up                pic by 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

Hindu

Let Justice Be Let Justice Be Delivery Boy Delivery Boy                    by Satish

pinterest

Hindu

Missing the Point Missing the Point pic by english blog Cartoon Hindu Alligator vs Litigator Alligator vs Litigator State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI Donald Trump’s immigration ban Donald Trump’s immigration ban 150425_-_farmers_a_2384764f

Hindu

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Netas in Election mode Netas in Election mode

Hindu

TOI

Hindu Four Pillars of Democracy Four Pillars of Democracy             by Satish State of Two Nations State of Two Nations               pic by sandeep

Hindu

TOI

Hindu Hindu

Hindu Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

Hindu

Soaring of Oil Prices pic by indiaone Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

TOI

IBN IBN

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

TOI

TOI

Hindu

Hindu

TOI Job Hazards Hindu Hindu

Hindu

Pakistan Democracy Pakistan Democracy Acheche DIn Acheche Din     pic by sify
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 *