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Home / Latest News / Advocate Gautam Khaitan arrested in fresh Money Laundering case, sent to 2-day ED Custody

Advocate Gautam Khaitan arrested in fresh Money Laundering case, sent to 2-day ED Custody

January 27, 2019:

Khaitan was placed under arrest Friday night under the Prevention of Money Laundering Act (PMLA).

Advocate Gautam Khaitan arrested
Advocate Gautam Khaitan arrested

Lawyer Gautam Khaitan, an accused in the AgustaWestland VVIP chopper case, has been arrested by the Enforcement Directorate in a fresh case of alleged possession of black money & money laundering & remanded in a two-day custody of the agency by a court here.

Officials said Khaitan was placed under arrest Friday night under the Prevention of Money Laundering Act (PMLA) & produced in the court on Saturday, where the ED sought his custody for seven days, claiming it had knowledge of unidentified assets which value more than Rs 500 crore & his custodial interrogation was required to unearth the conspiracy .

The fresh criminal case under the PMLA was filed by the ED against Khaitan on the basis of a case filed by the Income Tax Department against him under Section 51 of the Black Money (Undisclosed Foreign Income & Assets) and Imposition of Tax Act, 2015.

During the court proceedings, ED’s special public prosecutors D P Singh & N K Matta maintained that the present case had nothing to do with the alleged AgustaWestland scam.

Metropolitan Magistrate Neetu Sharma sent Khaitan to ED custody for two days after the agency alleged that he was operating & holding a number of foreign accounts illegally & thereby possessing black money & stashing assets.

Khaitan’s advocate P K Dubey, however, opposed the ED’s submissions &  accused the agency of forging documents, saying that the present case was related to AgustaWestland case for which Khaitan was already being prosecuted &  was out on bail.

He said that the case number of the present case is that of the AgustaWestland case.

The ED, in its plea, said, Custody is not being sought in relation to account which came across in AgustaWestland. He runs less of a law firm & more of a money laundering.

“IT department has given figures which we have to verify. He didn’t help in verifying them, the agency said, adding that his custody was required to unearth the conspiracy .

This case has nothing to do with AgustaWestland. Custodial interrogation is must to reach the truth, the ED said.

The defence counsel opposed the ED plea saying the IT department was already probing the matter.

I went out of the country on the directions of the court hearing AgustaWestland case. When I landed in India, I was detained by IT department & later arrested by the ED. If I have made illegalities in AgustaWestland case, can I be arrested in separate case, Dubey said.

He added, First IT raided my (Khaitan) premises, the moment they left, ED entered the premises & detained me. There was no apprehension that I was fleeing…. Can I be prosecuted by multiple agencies for the same offence?

The Income Tax Department had last week carried out searches against Khaitan in this new case filed under the anti-black money law.

Khaitan had been arrested by the ED & the CBI a few years ago in connection with their probe in the Rs 3,600-crore AgustaWestland case.

A charge sheet was also filed against him by the two agencies & he was currently out on bail.

It is understood that the investigative agencies have got fresh leads against Khaitan after the questioning of Christian Michel, an alleged middleman in the VVIP chopper deal with AgustaWestland, who was extradited to India from Dubai in December last.
Source PTI

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