हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / NSA Ajit Doval Son’s Defamation Case: “He is a ‘thorough professional”, District Court told

NSA Ajit Doval Son’s Defamation Case: “He is a ‘thorough professional”, District Court told

February 11, 2019:

On Monday, Additional Chief Metropolitan Magistrate Samar Vishal of District Court in Delhi heard a Defamation case filed by Mr. Vivek Doval against Jairam Ramesh, The Caravan magazine and its author for publishing a Defamatory Article against Doval family.

Vivek Doval

The article referred to the Doval family as D Companies, whereas the term ‘D Company’ is used for Dawood Ibrahim, India’s most wanted criminal, Vivek Doval told the court in the last hearing.

Vivek Doval has alleges that the article intends to harm his reputation and business and this is punishable under the Indian Penal Code.

All allegations levelled against National Security Advisor Ajit Doval’s son Mr. Vivek Doval by Jairam Ramesh of the Congress and The Caravan magazine are “incorrect and mala fide” and Vivek Doval is a “thorough professional”, a business partner tells the court on Monday .

Recording his statement, Amit Sharma says all the allegation by the Congress leader and the author of a Caravan magazine article are defamatory.

While testifying as a complainant witness, Sharma tells the CMM that the allegations have caused “irreparable damage” to Vivek Doval’s reputation and career.

Vivek Doval is a person of integrity and has a consistent value system, Sharma tells the court, adding that he did not even know who was Vivek Doval’s father when he became his business partner.

“Subsequently I came to know of his father when he became the National Security Advisor. Vivek had made it very clear from the very beginning that his father or family background will not be used for any business purpose,” he said.

Another friend, Nikhil Kapur, also deposed as a complainant witness and says that he was disappointed after reading the article.

After recording their statements, the court has listed the matter for next hearing on February 22 when arguments on the issue of summoning the accused would come up.

Source Link

Facebook Comments

 
Related tags :
 

TOI

TOI

Hindu

Hindu

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Time to straighten up Time to straighten up                pic by TOI TOI Delivery Boy Delivery Boy                    by Satish

pinterest

TOI

Missing the Point Missing the Point pic by english blog Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   150425_-_farmers_a_2384764f

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

TOI Belts are for Dogs Belts are for Dogs Hindu TOI Cartoon

Hindu Hindu

TOI

TOI

Job Hazards Alligator vs Litigator Alligator vs Litigator

TOI

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Hindu Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu Hindu Hindu Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports State of Affairs Women Safety: State of Affairs             pic by mangal [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption]

Hindu

ALL_1_Theme_01A_24_2383617g

Hindu

[caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] Acheche DIn Acheche Din     pic by sify

Hindu

Hindu

Hindu America First Walk Your own Talk

TOI

State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI Soaring of Oil Prices pic by indiaone If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

TOI

[caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption]

Hindu

TOI State of Two Nations State of Two Nations               pic by sandeep TOI Hindu Hindu

Hindu

Demonitisation Diaries Demonitisation Diaries                                                       by sify

TOI

Hindu Hindu

IBN IBN

Let Justice Be Let Justice Be [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Hindu Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

TOI

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Tax Reforms    by Hindu Tax Reforms by Hindu
 
 
 

Check Also

Kashmir separatist leaders

Security of five Kashmir separatist leaders withdrawn over Pulwama attacks, they say ‘we don’t need it’

February 17, 2019: They said that it was the government that insisted on keeping the personnel based on what they said was their assessment of threat perception. The Jammu & Kashmir administration has withdrawn the security of five separatist leaders ...

Leave a Reply

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