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Home / Latest News / VVIP Chopper Case: Christian Michel moves Court seeking bail claiming charge-sheet not filed within time frame

VVIP Chopper Case: Christian Michel moves Court seeking bail claiming charge-sheet not filed within time frame

February 09, 2019:

On Friday, Christian Michel, arrested in the AgustaWestland VVIP Chopper Case, moved a Delhi Court seeking bail in cases by the CBI and the ED.

Christian Michel
Christian Michel

He had made claims that the charge-sheet against him was not filed within the stipulated time frame of 60 days.

Special Judge Arvind Kumar sought the Agencies’ reply by Feb 12, when the Court will hear the matter.

The bail application said that the probe is complete.

Michel said in the petition, “Since, the charge-sheet was not filed against him within the stipulated 60-day period under section 167(2) of the Code of Criminal Procedure (CrPC). Probe is complete. I’m in custody since Dec 22, 2018.”

Michel, extradited from Dubai, was arrested by the Enforcement Directorate (ED) on Dec 22 last year.

On Jan 5, Michel was sent to judicial custody in the ED Case. He is also lodged in judicial custody in the CBI case related to the scam.

Michel is among the three alleged middlemen being probed in the case by the ED and the CBI. The others are Guido Haschke & Carlo Gerosa.

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