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Home / Latest News / VVIP Chopper Case: Court orders in-camera proceedings for Rajeev Saxena whose ED custody ended

VVIP Chopper Case: Court orders in-camera proceedings for Rajeev Saxena whose ED custody ended

February 12, 2019:

On Tuesday, the Enforcement Directorate didn’t seek any further custody of Rajeev Saxena, arrested in the ₹ 3,600-crore AgustaWestland Money Laundering Case, from a Delhi Court.

AgustaWestland Scam co accused Rajeev Saxena
AgustaWestland Scam co accused Rajeev Saxena

Saxena, whose ED custody ends Tuesday, sought to talk to Special Judge Arvind Kumar in private, without the presence of his lawyers, after which the court initiated in-camera proceedings in the case.

On Friday, the Agency had sought his custody from the court, saying the probe is at a crucial stage.

Saxena is one of the accused named in the charge-sheet filed by ED in the case.

Christian Michel, former AgustaWestland and Finmeccanica directors Giuseppe Orsi and Bruno Spagnolini, former Air Force chief SP Tyagi and Saxena’s wife Shivani have also been named by the agency in the charge-sheet.

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