हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Defamation case: Court reserves its order on summoning Priya Ramani as accused in MJ Akbar matter

Defamation case: Court reserves its order on summoning Priya Ramani as accused in MJ Akbar matter

January 22, 2019:

On Tuesday, a Delhi court reserved for Jan 29 its order on whether to summon journalist Priya Ramani as an accused in a defamation case.

MJ-AKBAR
MJ-AKBAR

The case was filed by former Union minister M J Akbar after she leveled allegations of sexual misconduct against him.

Additional Chief Metropolitan Magistrate Samar Vishal reserved the order after listening to arguments from Akbar’s lawyer, who said a prima facie case was made out against Ramani.

Akbar, who resigned as Union minister on Oct 17 last year, filed a private criminal defamation complaint against Ramani after his name cropped up on social media when he was in Nigeria as the #MeToo campaign raged on in India.

Ramani accused Akbar of sexual misconduct, which was denied by him.

The court had on Jan 11 recorded the statements of three more witnesses in support of the case filed by Akbar.

It had earlier recorded the statements of Akbar and Joyeeta Basu, the editor of Sunday Guardian, in the matter.

Akbar had told the court in his statement that an “immediate damage” has been caused to him due to the “scurrilous”, concocted and false allegations of sexual misconduct.

Ramani showed great guts to fight the case and had said, “Rather than engage with the serious allegations that many women have made against him, he seeks to silence them through intimidation and harassment.”

Source Link

Facebook Comments

 
Related tags :
 
Demonitisation Diaries Demonitisation Diaries                                                       by sify

...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 Hindu [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] Belts are for Dogs Belts are for Dogs Hindu

Hindu Hindu

Missing the Point Missing the Point pic by english blog State of Affairs Women Safety: State of Affairs             pic by mangal

Hindu

TOI

TOI ALL_1_Theme_01A_24_2383617g

Hindu

TOI State of Two Nations State of Two Nations               pic by sandeep TOI Hindu Job Hazards Let Justice Be Let Justice Be 150425_-_farmers_a_2384764f

Hindu

Acheche DIn Acheche Din     pic by sify TOI

pinterest

Hindu

Hindu

Hindu

TOI

Hindu State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

TOI

Hindu

Tax Reforms    by Hindu Tax Reforms by Hindu

Hindu

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Four Pillars of Democracy Four Pillars of Democracy             by Satish Cartoon Delivery Boy Delivery Boy                    by Satish

TOI

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia TOI Hindu

IBN IBN

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

Hindu Hindu

Soaring of Oil Prices pic by indiaone Hindu

Hindu

TOI

Alligator vs Litigator Alligator vs Litigator

TOI

TOI

TOI

America First Walk Your own Talk Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Time to straighten up Time to straighten up                pic by TOI

TOI

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports

Hindu

[caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Hindu Hindu

TOI

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Hindu
 
 
 

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.