हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Coal Scam Cases: CBI shifts Joint Director V Murugesan; boosts probe

Coal Scam Cases: CBI shifts Joint Director V Murugesan; boosts probe

January 05, 2019:

On Friday, the CBI shifted Joint Director V Murugesan as part of the Govt’s efforts to give an “impetus to expeditious completion of coal scam cases”.

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

The agency also said Murugesan, who is leading the probes into corruption allegations against CBI special director, will continue to investigate the FIR against Rakesh Asthana.

The order stated that Murugesanwas “bogged down” by additional charge of joint director AC(HQ)-I zone which being a “heavy zone” takes away much of his “time & attention”.

Murugesan’s charge of anti-corruption unit has now been given to joint director G K Goswami, who in addition to his responsibility of the Lucknow zone will also look after AC (HQ)-I zone.

Source Link

Facebook Comments

 
Related tags :
 
Hindu

Hindu

TOI State of Affairs Women Safety: State of Affairs             pic by mangal Time to straighten up Time to straighten up                pic by TOI

TOI

Painting India Saffron Painting India Saffron Hindu Hindu

TOI

TOI

TOI

Tax Reforms    by Hindu Tax Reforms by Hindu Donald Trump’s immigration ban Donald Trump’s immigration ban

pinterest

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Acheche DIn Acheche Din     pic by sify

TOI

150425_-_farmers_a_2384764f

Hindu

Alligator vs Litigator Alligator vs Litigator Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Pakistan Democracy Pakistan Democracy TOI Delivery Boy Delivery Boy                    by Satish

TOI

Belts are for Dogs Belts are for Dogs Hindu Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Job Hazards Four Pillars of Democracy Four Pillars of Democracy             by Satish Let Justice Be Let Justice Be Soaring of Oil Prices pic by indiaone

Hindu

TOI

TOI

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Hindu Hindu TOI Netas in Election mode Netas in Election mode

TOI

Cartoon Hindu

IBN IBN

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify UIDAI Leaks UIDAI Leaks ALL_1_Theme_01A_24_2383617g

Hindu

Hindu 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

Hindu

America First Walk Your own Talk

Hindu

State of Two Nations State of Two Nations               pic by sandeep TOI Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

Hindu Hindu

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

Hindu

TOI

NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Hindu

Hindu

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Hindu Missing the Point Missing the Point pic by english blog If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish TOI

Hindu

Hindu Hindu

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 *