हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / CBI Battle: Now Justice NV Ramana recuses himself from hearing on M Nageswara Rao’s appointment as interim Director; third on the list

CBI Battle: Now Justice NV Ramana recuses himself from hearing on M Nageswara Rao’s appointment as interim Director; third on the list

January 31, 2019:

On Thursday, Justice NV Ramana became the third Supreme Court judge to recuse himself from hearing a petition challenging the appointment of M Nageshwar Rao as the interim CBI Director.

Justice NV Ramana
Justice NV Ramana

According to sources, Ramana has sought transparency in the process of short-listing, selection and appointment of the CBI director.

Earlier, Chief Justice Ranjan Gogoi and Justice AK Sikri had recused themselves from hearing the same matter.

The Central Bureau of Investigation has been working under interim Director M Nageswara Rao after Alok Verma was removed as its chief on charges of corruption and dereliction of duty by the high-powered committee headed by PM Narendra Modi.

The petitioner, NGO Common Cause, claim Rao’s appointment was not based on the recommendation of the selection panel and, thus, in complete contravention of the law. The petitioners have sought appointment of a regular chief of the agency.

They also want all records of deliberations and rational criteria related to short-listing and selection of the CBI director to be made available under the transparency law.

They have also asked for the entire process of selection, including the composition of the panel, its mandate and minutes of the meeting of the search committee to be made public.

Alok Verma and his deputy, CBI special director Rakesh Asthana, were engaged in a feud that affected the agency’s functioning. Asthana levelled charges of corruption against Verma in a letter to the cabinet secretary in August last year.

The probe agency filed a first information report (FIR) against Asthana in October last year. On the intervening night of Oct 23 & 24, the Govt. divested both of their powers. Rao took charge as the interim director for the first time on the intervening night of Oct 23 & 24.

Verma challenged the government order in the top court and it conditionally reinstated him as the CBI Chief on Jan 8, saying that only the selection panel could remove him. The panel decided by a majority decision of 2-1 to remove Verma on Jan 10.

The panel, which also comprises leader of the largest opposition party in the Lok Sabha, Mallikarjun Kharge of Congress, and CJI Gogoi had however removed Verma as the Chief within a few days of the verdict.

Rao, who was appointed as interim chief of the premier investigation agency in Oct when Verma & his deputy were sent on leave, was re-appointed as the interim Chief of the agency.

Meanwhile, the Govt. has initiated the process of looking for Verma’s successor.

Source Link

Facebook Comments

 
Related tags :
 

TOI

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

TOI

Job Hazards Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify 150425_-_farmers_a_2384764f

Hindu

Soaring of Oil Prices pic by indiaone

Hindu

TOI

Hindu Hindu

Hindu

Hindu Demonitisation Diaries Demonitisation Diaries                                                       by sify Hindu Hindu Cartoon State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

TOI

Four Pillars of Democracy Four Pillars of Democracy             by Satish Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption]

TOI

Let Justice Be Let Justice Be Belts are for Dogs Belts are for Dogs Hindu

TOI

Hindu Alligator vs Litigator Alligator vs Litigator Hindu

Hindu

Hindu [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] TOI Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Acheche DIn Acheche Din     pic by sify

Hindu

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   State of Affairs Women Safety: State of Affairs             pic by mangal

pinterest

Hindu

Missing the Point Missing the Point pic by english blog

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

ALL_1_Theme_01A_24_2383617g

Hindu

TOI

TOI

IBN IBN

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

TOI

Hindu

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din TOI TOI [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] Hindu Tax Reforms    by Hindu Tax Reforms by Hindu

Hindu Hindu

State of Two Nations State of Two Nations               pic by sandeep Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

Hindu

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

Check Also

Cognizant settles Bribery case for $28 Million; US justice dept charges Coburn

February 16, 2019: In September 2016 Cognizant had first informed the US authorities that it was in violation of the Foreign Corrupt Practices Act. Information technology services major Cognizant on Friday said it had settled a bribery case related to some ...

Leave a Reply

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

Latest laws

Join our mailing list to receive the Latest Laws News and updates from our team.