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Supreme Court, Once Bitten, Twice Shy; Constrained to be harsh on under trial Accused


Supreme Court Learns to be harsh
Supreme Court Learns to be harsh

“We don’t want to take any chances now. We are now once bitten twice shy,”SC

 The Bench made these observations while rejecting Essar Promoter Ravi Ruia ’s plea to travel for business.

On Tuesday, Supreme Court stated that it would not like to take any chance by letting Ravi Ruia who is an accused in the 2G scam-linked case to go abroad.

Apex Court Bench led by Justice J.S. Khehar enunciated that Essar Promoter Ravi Ruia is as monetarily big as the person who has earlier slipped out of the country.

Indirectly reference was made to Vijay Mallya who has absconded to London,UK.

Trial nearing its end

The Supreme Court also took into consideration that criminal trial was nearing its end and thus it was not appropriate time to travel outside.

It is pertinent to note that that the  Apex Court had given the 2G Special Judge green signal to proceed with the trial against Essar Teleholdings Ltd, promoters Anshuman Ruia and Ravi Ruia in case of cheating and also criminal conspiracy linked to the 2G spectrum scam.

Mr. Ruia’s Advocate Mr. Singhvi argued that  had gone abroad about 43 times during trial but had never failed to return.

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