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Home / Latest News / Former CM Raman Singh’s son-in-law charged with ₹50 crore fraud

Former CM Raman Singh’s son-in-law charged with ₹50 crore fraud

March 16, 2019:

On Friday, the son-in-law of former Chhattisgarh CM Raman Singh was booked for allegedly committing financial irregularities to the tune of ₹50 crore during his tenure as the superintendent of a State Govt hospital here, Police said.

Fraud Case
Fraud Case

Singh’s son-in-law Puneet Gupta, who was in the government service, once worked as the superintendent of the state-run DKS Hospital here.

Gupta was booked for forgery and cheating based on a complaint by incumbent superintendent of DKS Post Graduate Institute and Research Centre Raipur (or DKS Hospital), Kamal Kishore Sahare, at the Golebazar police station, Raipur Additional Superintendent of Police Prafull Thakur told PTI.

In his complaint, Sahare alleged that during his tenure as the superintendent of the centre, Gupta and others had committed financial irregularities to the tune of ₹50 crore and caused a huge loss to the state exchequer, he said.

The government had received complaints pertaining to appointment against rules in the hospital, following which an inquiry committee was constituted, Thakur said, quoting the complaint.

Later, the committee submitted its findings to the government, which revealed Gupta had allegedly misused his position and committed fraud of ₹50 crore, the complaint said.

Gupta and others were booked under Section 409 (criminal breach of trust by public servant), Section 420 (cheating), Section 467 (forgery of valuable security), Section 468 (forgery for purpose of cheating) and Section 120B (criminal conspiracy) of the Indian Penal Code, Thakur said, adding that further investigation was underway.

The names of other accused were not mentioned in the complaint and they are part of the investigation, he added.

Gupta was shifted as the officer on special duty in the Raipur Medical College after the Congress government took charge in Dec last.

Last month, he had resigned from the service after a case was registered against him by a Congress leader in connection with the alleged fixing of the the Antagarh assembly bypoll held in 2014 during the previous BJP regime.

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