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Home / Latest News / VVIP Chopper case: ED arrests Christian Michel for 15 days custody

VVIP Chopper case: ED arrests Christian Michel for 15 days custody

December 22, 2018:

On Saturday, the Enforcement Directorate (ED) arrested Christian Michel, the alleged middleman arrested in the AgustaWestland VVIP chopper deal case.

Christian Michel
Christian Michel

Michel was produced before Special Judge Arvind Kumar where the ED sought his 15 days custody.

Court allowed the ED to interrogate the British national inside courtroom for 15 minutes after the agency sought his custodial interrogation. He was arrested after that.

The ED had sought his arrest in a money-laundering case.

He was arrested in the UAE and extradited to India on Dec 4. The next day, he was produced before the court, which allowed his five-day custodial interrogation by the CBI.

It was extended by five more days, and later for another four days.

The court had reserved the order on Michel’s bail petition on Dec 19 and had sent him to judicial custody till Dec 28.

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

The CBI has alleged there was an estimated loss of Euro 398.21 million (about ₹2,666 crore) to the exchequer in the deal that was signed on Feb 8, 2010 for the supply of VVIP choppers worth Euro 556.262 million.

The ED, in its charge sheet filed against Michel in June 2016, had alleged that he received EUR 30 million (about Rs 225 crore) from AgustaWestland.

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