हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Supreme Court: Delay in hearing pleas on Rafale verdict, fault lies with Lawyers.

Supreme Court: Delay in hearing pleas on Rafale verdict, fault lies with Lawyers.

February 16, 2019:

On Friday, Chief Justice of India (CJI) Ranjan Gogoi reveals that the government’s application to modify the Rafale judgment and Review pleas by various petitioners to re-consider the December 14 verdict of the court are lying dormant in the court registry, waiting for lawyers to correct defects in the documents filed.

CJI Ranjan Gogoi-Supreme Court of India

The CJI made it clear that the delay in listing the case is not the court’s duty but that of the lawyers concerned.

It has been over a month since the pleas were filed in the court.

The occasion for the CJI to clear the air on the Rafale reviews came during the oral mentioning of an unrelated case by a lawyer.

Recently, the Supreme Court recused its guidelines to avoid the phenomenon of lawyers crowding the courtrooms to orally mention their cases for an early hearing. The court under the CJI has devised a mechanism by which cases are listed the very same week they are filed.

However, this particular lawyer began to complain that the registry was not listing his case.

To this, the CJI replied that the registry may not be at fault. The lapse in some cases lay with lawyers too. They did not cure defects in their petitions on time for an early hearing of their cases. It was in this context, the CJI mentioned the state of the Rafale case.

“The other side [lawyers] are not so innocent,” the CJI retorted. In connection to the Rafale case, he said that instead of correcting the defects, these petitioners (review petitioners in the Rafale case) “go to the media and claim wide publicity.”

There is no word about the government application filed on December 15, 2018 for a correction in the Rafale judgment. The government has so far not made any oral mention before the court for an early hearing of its application.

In the application, the government has claimed that the apex court judgment erred in English grammar to “misinterpret” information submitted to it in a sealed cover note about the pricing of the 36 Rafale jets’ deal.

The review petitions filed by Yashwant Sinha, Arun Shourie, Prashant Bhushan and Aam Admi party MP Sanjay Singh are also pending before the court. These petitions allege that the court judgment is riddled with fault lines. They want the court to reconsider its “erroneous” judgment, which relies on a “non-existent” CAG report to uphold the Rafale deal.

The petitioners contended that the judgment based on a hypothetical CAG report was not merely a “clerical or arithmetical slip” but a substantial error. They wanted a “recall” of the verdict.

The petitioners also questioned the judgment’s dismissal of lack of sovereign guarantee from the French government’s side as a “minor deviation”.

Source Link

Facebook Comments

 
Related tags :
 
Cartoon

Hindu Hindu

ALL_1_Theme_01A_24_2383617g

Hindu

TOI

Hindu America First Walk Your own Talk

TOI

Missing the Point Missing the Point pic by english blog

TOI

Hindu

Hindu

State of Affairs Women Safety: State of Affairs             pic by mangal Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Let Justice Be Let Justice Be 150425_-_farmers_a_2384764f

Hindu

TOI

Hindu Hindu

Four Pillars of Democracy Four Pillars of Democracy             by Satish Time to straighten up Time to straighten up                pic by TOI Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports

pinterest

Hindu

Hindu

Job Hazards

Hindu

Hindu

TOI

Hindu

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

...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

Delivery Boy Delivery Boy                    by Satish Soaring of Oil Prices pic by indiaone Alligator vs Litigator Alligator vs Litigator Hindu Hindu NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Belts are for Dogs Belts are for Dogs

TOI

Hindu

IBN IBN

Acheche DIn Acheche Din     pic by sify Hindu Donald Trump’s immigration ban Donald Trump’s immigration ban Hindu Painting India Saffron Painting India Saffron

TOI

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

TOI

TOI

TOI

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption]

TOI

TOI TOI UIDAI Leaks UIDAI Leaks

TOI

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Pakistan Democracy Pakistan Democracy TOI Tax Reforms    by Hindu Tax Reforms by Hindu Hindu Hindu

Hindu

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Netas in Election mode Netas in Election mode State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI State of Two Nations State of Two Nations               pic by sandeep

Hindu

Demonitisation Diaries Demonitisation Diaries                                                       by sify Hindu
Download our App
ios icon
android icon
 
 
 

Check Also

Delhi High Court notifies its Rules for Designation of Senior Advocate, 2018, Read Text here

March 21, 2019: The Rules will replace with the now existing 2012 Rules on the designation of Senior Advocates. The New Rules seek to introduce major changes in the process of designation of Senior Advocate by the High Court. As ...

Leave a Reply

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