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Home / Latest News / Court extends interim bail to Robert Vadra till March 2 in Money Laundering Case lodged by ED

Court extends interim bail to Robert Vadra till March 2 in Money Laundering Case lodged by ED

February 16, 2019:

On Saturday, a Delhi Court extended the interim bail granted to Robert Vadra till March 2 in a Money Laundering Case lodged by the Enforcement Directorate (ED) even as the Agency claimed that he was not cooperating in the matter.

Robert Vadra
Robert Vadra

Special Judge Arvind Kumar granted the relief to Vadra, the brother-in-law of Congress President Rahul Gandhi.

The Court also extended the protection from arrest granted to his close aide and a co-accused in the case, Manoj Arora, till the next date of hearing i.e. March 2.

The ED told the Court that it needed to question Vadra in the case and opposed his anticipatory bail petition, saying that he was not cooperating in the case.

“Vadra is not cooperating and giving evasive replies,” Special Public Prosecutor D P Singh and advocate Nitesh Rana, appearing for the ED, said.

The businessman, represented through Senior Advocate KTS Tulsi, however, denied the charge and said he was ready to come for questioning as and when called.

Singh told the Court Vadra is accompanied by a ‘baraat’ (procession) wherever he goes, whether to the agency’s office or to the Court.

“There are some people who always come with a ‘baraat’, Vadra is one of them,” Singh, said, adding that by ‘baraat’, he was referring to the media.

The lawyer alleged that Vadra was using social media, including Facebook, for writing about the case and highlighting the matter.

Vadra had filed an anticipatory bail application in the case linked to allegations of money laundering in the purchase of a London-based property at 12, Bryanston Square worth GBP 1.9 million. The property is allegedly owned by him.

The agency had earlier said it has received information about various new properties in London which belongs to Vadra, including two houses of five and four million pounds, each, six other flats and more properties.

In his anticipatory bail plea, Vadra had said he was being subjected to “unwarranted, unjustified and malicious criminal prosecution which on the face of it is completely politically motivated and is being carried out for reasons other than those prescribed under law”.

The petition had said Vadra’s office was raided by ED on Dec 7, 2018 and thus, he seriously apprehends that his liberty may be curtailed by the investigating agency.

“The petitioner (Vadra) is being subjected to a farce criminal prosecution which actually is beset with nothing else except political vendetta and most unfortunately the respondent (ED) being the law enforcement agency is a party to the unethical and illegal exercise.

“It is stated that the petitioner’s (Vadra’s) firm through its authorized representative Manoj Arora has already joined investigation with the ED conducting investigation into the affairs of the firm in Rajasthan with their offices at Jaipur on many occasions and has supplied all the relevant documents to the satisfaction of the officials of the ED,” the plea had said.

Arora, an employee of Vadra’s Skylight Hospitality LLP, was a key person in the case and he was aware of the latter’s overseas undeclared assets and was instrumental in arranging funds, the ED had alleged.

Vadra had alleged that he is being “hounded & harassed” to subserve political ends.

“It is stated the the petitioner has highest regard for the due process of law and is always willing to cooperate with the investigation in the highly charged political atmosphere and political contours of the present investigation, he seriously apprehends arrest by the investigating authorities and in such circumstances, the petitioner by means of the present petition is also praying that while he is willing to join investigation with the ED authorities,” his plea read.

Arora had alleged before the court that the case was foisted on him by the NDA Government out of “political vendetta”.

However, the ED had refuted the allegations, asking that “should no authority investigate any political bigwig because that will be called a political vendetta?”

The agency had told the court that it lodged the money laundering case against Arora after his role came up during the probe of another case by the Income Tax Department under the newly enacted Black Money Act and tax law against absconding arms dealer Sanjay Bhandari.

It had alleged that the London-based property was bought by Bhandari for GBP 1.9 million and sold in 2010 for the same amount despite incurring additional expenses of approximately GBP 65,900 on its renovation.

“This gives credence to the fact that Bhandari was not the actual owner of the property but it was beneficially owned by Vadra who was incurring expenditure on the renovation of this property,” the ED had told the Court.

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