हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / SC quashes sacked IPS Officer’s petition seeking security for his family

SC quashes sacked IPS Officer’s petition seeking security for his family

Friday 09, 2019:

On Friday, the Supreme Court refused to entertain sacked Gujarat cadre IPS Officer Sanjiv Bhat’s petition seeking security for his family.

IPS Officer
IPS Officer

A bench comprising of Justice A K Sikri and Justice S Abdul Nazeer asked Bhat to approach the Gujarat High Court with his petition.

On Oct 4 last year, the Apex Court dismissed his wife Shweta Bhat’s petition, challenging the Police probe and his judicial custody in a 22-yr-old case of alleged planting of drugs to arrest an Advocate, and said he could approach an “appropriate forum” for relief.

The Apex Court had held it was not appropriate for it to interfere in the ongoing investigation.

Bhat was suspended in 2011 on charges of remaining absent from duty without permission and misuse of official vehicles and later sacked in Aug 2015.

His wife Shweta had unsuccessfully contested assembly election as a Congress party candidate against PM Narendra Modi from Maninagar constituency in Ahmedabad in 2012.

Sanjiv Bhatt and 7 others, including some former Policemen attached with the Banaskantha Police, were initially detained for questioning in the Case. Bhat was Banaskantha district superintendent of Police in 1996.

According to the Police, Banaskantha Police under Bhatt arrested an advocate called Sumersingh Rajpurohit in 1996 on charges of possessing around 1 kg of drugs.

At the time, Banaskantha Police claimed that drugs were found in a hotel room occupied by Rajpurohit in the district’s Palanpur town.

However, a probe by Rajasthan Police concluded that Rajpurohit was allegedly falsely implicated by Banaskantha Police to compel him to transfer a disputed property at Pali in Rajasthan.

It also claimed to have found that Rajpurohit was allegedly abducted by Banaskantha Police from his residence at Pali.

Following the Rajasthan Police investigation, former inspector of Banaskantha I B Vyas moved the Gujarat High Court in 1999 demanding a thorough inquiry into the matter.

In June this year, the high court handed over the probe in the case to the CID while hearing the petition and asked it to complete the probe in three months.

Source Link

Facebook Comments

 
Related tags :
 
150425_-_farmers_a_2384764f

Hindu

IBN IBN

Hindu

Hindu TOI Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

Hindu Hindu

ALL_1_Theme_01A_24_2383617g

Hindu

Hindu Alligator vs Litigator Alligator vs Litigator [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption]

TOI

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Hindu

Hindu

Hindu

[caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Hindu Hindu Hindu Demonitisation Diaries Demonitisation Diaries                                                       by sify

TOI

Four Pillars of Democracy Four Pillars of Democracy             by Satish TOI Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify America First Walk Your own Talk

TOI

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Tax Reforms    by Hindu Tax Reforms by 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

pinterest

Hindu

Hindu Hindu Time to straighten up Time to straighten up                pic by TOI

Hindu Hindu

TOI

TOI

Let Justice Be Let Justice Be Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG TOI

Hindu

Hindu Hindu

Hindu

TOI

Job Hazards

TOI

Cartoon Missing the Point Missing the Point pic by english blog

TOI

Acheche DIn Acheche Din     pic by sify State of Affairs Women Safety: State of Affairs             pic by mangal

TOI

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

Hindu

TOI Belts are for Dogs Belts are for Dogs

TOI

State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI State of Two Nations State of Two Nations               pic by sandeep Hindu Soaring of Oil Prices pic by indiaone Delivery Boy Delivery Boy                    by Satish
 
 
 

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.