Case BriefsSupreme Court

Supreme Court: The 3-Judge Bench of Dipak Misra, A.M. Khanwilkar and Dr. D.Y. Chandrachud, JJ nominated the former Comptroller and Auditor General Vinod Rai, historian Ramachandra Guha, former captain of the Indian women’s cricket team Diana Edulji and  IDFC Managing Director Vikram Limaye as the members of the Committee of Administrators to supervise BCCI. Stating the the CEO of BCCI will report to the Committee, the Court directed the C.E.O. of B.C.C.I. to submit a compliance report of the recommendations of Lodha Comittee within a week. Further, the Committee was directed to scrutinize the compliance and submit a status report before the Court within four weeks.

Earlier, on 24.01.2017, the Court had asked Arvind Datar, appearing for the BCCI, to submit 3 names who can represent BCCI at the meeting of the Executive Committee of the ICC in the first week of February, 2017. The Court directed BCCI Joint-Secretary Amitabh Chaudhary, BCCI Treasurer Anirudh Chaudhry and Vikram Limaye to attend the said meeting. Rejecting the contention of BCCI that the members of the newly appointed Committed should not be paid remuneration, the Court directed BCCI to propose a respectable pay structure for the members. The Court will hear the matter on 27.03.2017. [BCCI v. Cricket Association of Bihar, 2017 SCC OnLine SC 72, order dated 30.01.2017]

Case BriefsSupreme Court

Supreme Court: The 3-judge bench of Dipak Misra, A.M. Khanwilkar and Dr. D.Y. Chandrachud, JJ also accepted the submission of Mukul Rohatgi, the Attornet General for India, that the Central Government be permitted to suggest certain names so that a Committee having a holistic approach can be constituted. The bench, however, made it clear that the names that will be suggested should be in consonance with the principal judgment and the subsequent orders passed thereafter.

Taking note of the fact that there is a meeting of the Executive Committee of the ICC in the first week of February, 2017 which needs to be attended by a nominee from the BCCI, the Court asked Arvind Datar, appearing for the BCCI, to submit 3 names in a sealed envelope by 27.01.2017.

Anil B. Dhawan and Gopal Subramaniam, the Amicus Curiae had already submitted certain names for the Committee of Administrators for the BCCI. The Court hence, directed Kapil Sibal, appearing or some State Associations, Mukul Rohatgi and Arvind Datar to submit the names, as directed by the Court, by 27.01.2017.

The matter is listed to be taken up on 30.01.2017. [BCCI v. Cricket Association of Bihar, 2017 SCC OnLine SC 72, order dated 24.01.2017]