हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Saradha Chit Fund Scam Case: Supreme Court dismisses plea for court-monitored probe.

Saradha Chit Fund Scam Case: Supreme Court dismisses plea for court-monitored probe.

February 11, 2019:

On Monday, A bench headed by Chief Justice of India Ranjan Gogoi dismisses a petition moved by investors seeking a court-monitored investigation into the Saradha Chit Fund Scam case.

CJI Ranjan Gogoi-Supreme Court of India
CJI Ranjan Gogoi and the Supreme Court of India

The Supreme Court while dismissing the petition moved by investors seeking a court-monitored investigation into the Saradha chit fund scam case, states that it is not inclined to set up a monitoring committee.

In a scam worth around Rs 2,000 crore, the bench clarifies at the outset that it wanted the Central Bureau of Investigation to monitor the probe and send regular updates on the progress.

The court’s direction came even as the CBI began questioning Kolkata Police Commissioner Rajeev Kumar for the third straight day on Monday in Shillong in connection with the case.

Kolkata Police Commissioner Rajeev Kumar is being questioned about his alleged role in tampering of crucial evidence in the case. The agency also interrogated former Trinamool Congress MP Kunal Ghosh, who was arrested in 2013 and has been out on bail since 2016.

The Saradha company ran several Ponzi schemes in West Bengal, allegedly defrauding lakhs of people. Thousands of crores of rupees were lost after the scheme collapsed in 2013. After an initial probe by the West Bengal’s Special Investigation Team, the Supreme Court handed over the case to the CBI in 2014.

Source Link

Facebook Comments

 
Related tags :
 
Cartoon Acheche DIn Acheche Din     pic by sify Let Justice Be Let Justice Be

Hindu

Hindu

[caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] State of Two Nations State of Two Nations               pic by sandeep Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Four Pillars of Democracy Four Pillars of Democracy             by Satish Missing the Point Missing the Point pic by english blog Hindu Hindu

pinterest

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Hindu America First Walk Your own Talk

Hindu

Hindu Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

Hindu Hindu

TOI

Belts are for Dogs Belts are for Dogs Soaring of Oil Prices pic by indiaone Hindu

Hindu

TOI

TOI

Hindu

TOI Hindu

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 [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Hindu Hindu 150425_-_farmers_a_2384764f

Hindu

TOI

TOI

State of Affairs Women Safety: State of Affairs             pic by mangal

Hindu Hindu

State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI Hindu

IBN IBN

Hindu

TOI TOI

TOI

Alligator vs Litigator Alligator vs Litigator

TOI

Tax Reforms    by Hindu Tax Reforms by Hindu Time to straighten up Time to straighten up                pic by TOI TOI ALL_1_Theme_01A_24_2383617g

Hindu

TOI

...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

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

TOI

Delivery Boy Delivery Boy                    by Satish Job Hazards Demonitisation Diaries Demonitisation Diaries                                                       by sify Hindu Hindu [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] TOI
 
 
 

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 *