Home / Latest News / Supreme Court quashes Criminal Case against MS Dhoni for portraying as God on Magazine cover

Supreme Court quashes Criminal Case against MS Dhoni for portraying as God on Magazine cover


Dhoni appeared on a Magazine cover as Lord Vishnu holding a shoe in hand.

MS Dhoni
MS Dhoni

Supreme Court has today quashed a criminal Complaint filed against M S Dhoni, for portraying himself as God on a Magazine cover and hurting religious sentiments.

Apex Court Bench headed by Justice Ranjan Gogoi passed the order in favour Dhoni while observing that the trial court in Karnataka had erred in summoning the cricketer as Accused without following the due procedure of Law.

The criminal proceedings against Dhoni were stayed by the Apex court on September 14 2015,

He was facing a complaint for allegedly portraying himself as Lord Vishnu on cover page of a magazine Business Today.

The order of Karnataka High Court refusing to stall the criminal proceedings against him was also stayed.

MS Dhoni had to file a Special Leave Petition before SC challenging the Karnataka HC order.

A social activist Jayakumar Hiremath had filed the complaint allegeding that Dhoni had appeared on the cover of a business magazine as Lord Vishnu. He is seen holding a shoe in his hands.

Additional Chief Metropolitan Magistrate (ACMM) had takec the cognizance and had directed for registration of a case against Dhoni under Section 295, 34 IPC.

Later, the ACMM Court also issued summons to Dhoni to appear before the court.

Related News @ LatestLaws.in-


8.1.2016- Court issues NBWs of Arrest against MS Dhoni for portraying as Hindu God on a Magazine Cover

Facebook Comments

Check Also

Building and Other Construction Workers

SC: For Millions of Construction workers, there is no Social or Economic Justice. What is being done with Rs 28,000 Crore? Read Judgment

March 20,2018: SC Bench questioned that,“What is being done with the remaining about ₹28,000 crore? Why is it that construction workers across the country are being denied the benefit of this enormous amount?”, and further added that the “answers blow ...

Leave a Reply

Your email address will not be published.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

Latest laws

Join our mailing list to receive the latest laws news and updates from our team.