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Home / Latest News / SC directs Karti Chidambaram to deposit ₹ 10 crore as ‘surety’ while allowing him to travel abroad

SC directs Karti Chidambaram to deposit ₹ 10 crore as ‘surety’ while allowing him to travel abroad

January 30, 2019:

On Wednesday, the Supreme Court permitted former Finance Minister P Chidambaram’s son Karti Chidambaram to travel abroad.

Karti Chidambaram
Karti Chidambaram

Karti is an accused in the Aircel-Maxis case has been directed to deposit ₹10 crore with Supreme Court registry as a surety.

On Jan 16, the SC refused to give an urgent hearing to Karti Chidambaram who was seeking permission to travel abroad.

“We are not interested. We have better things to do. We will see what can be done.” Chief Justice Ranjan Gogoi said during the hearing.

Karti had asked for an urgent hearing for permission to travel abroad in Nov 2018 too.

CJI then said, “Don’t go… Stay back in India.”

The CBI & ED are investigating Karti Chidambaram in the Aircel-Maxis and INX Media Case relating to the clearance by the Foreign Investment Promotion Board to receive foreign funds to the tune of ₹ 305 crore when his father was the Finance Minister.

In July last year, the Supreme Court allowed him to travel to the United Kingdom, France and the United States of America for about a week.

When he returned to the Supreme Court for permission to travel abroad again in Nov, the Court made it clear that this was not a matter which deserved an out-of-turn hearing.

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