हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Andhra Pradesh withdraws consent to allow CBI jurisdiction in state

Andhra Pradesh withdraws consent to allow CBI jurisdiction in state

November 16, 2018:

CBI (Central Bureau of Investigation)
CBI (Central Bureau of Investigation)

On Friday, Andhra Pradesh Govt. has withdrawn its consent to allow the CBI & its officers to exercise jurisdiction in the state, in the wake of the ongoing crisis faced by it.

A Government Order to this effect was passed on November 8.

This year on August 3, the state govt. had given its general consent to the CBI to exercise its powers and jurisdiction in the state.

The same has now been revoked as per Section 6 of the Delhi Special Police Establishment Act, 1946, the legislation that gives the CBI its power to investigate cases.

Section 6 of the Act states:

“6. Consent of State Government to exercise of powers and jurisdiction.—Nothing contained in section 5 shall be deemed to enable any member of the Delhi Special Police Establishment to exercise powers and jurisdiction in any area in a State, not being a Union territory or railway area], without the consent of the Government of that State.”

Facebook Comments

 
Related tags :
 
Painting India Saffron Painting India Saffron Hindu

Hindu

Alligator vs Litigator Alligator vs Litigator TOI Acheche DIn Acheche Din     pic by sify TOI State of Two Nations State of Two Nations               pic by sandeep Hindu Hindu Cartoon

TOI

TOI

Hindu Hindu

Donald Trump’s immigration ban Donald Trump’s immigration ban Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Hindu Hindu Tax Reforms    by Hindu Tax Reforms by Hindu If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

pinterest

Missing the Point Missing the Point pic by english blog Netas in Election mode Netas in Election mode

TOI

TOI

Hindu

Hindu

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

Hindu Hindu

TOI

Hindu Hindu Soaring of Oil Prices pic by indiaone Pakistan Democracy Pakistan Democracy 150425_-_farmers_a_2384764f

Hindu

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

TOI Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Demonitisation Diaries Demonitisation Diaries                                                       by sify Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Time to straighten up Time to straighten up                pic by TOI

Hindu

IBN IBN

Hindu

Belts are for Dogs Belts are for Dogs

TOI

Hindu

Hindu

TOI

NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Job Hazards ALL_1_Theme_01A_24_2383617g

Hindu

TOI America First Walk Your own Talk State of Affairs Women Safety: State of Affairs             pic by mangal State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI TOI UIDAI Leaks UIDAI Leaks Delivery Boy Delivery Boy                    by Satish Let Justice Be Let Justice Be

Hindu

Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu Hindu Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

Hindu

TOI

TOI

Download our App
ios icon
android icon
 
 
 

Check Also

Supreme Court

Should Chief Justice of India’s office be under RTI ambit? Supreme Court to hear plea

March 25, 2019: In 2010, a three-judge bench of the Delhi High Court comprising justices AP Shah, Vikramjit Sen and S Murlidhar had held that the office of the CJI is a “public authority” and hence it comes under the ...

Leave a Reply

Your email address will not be published. Required fields are marked *