NHRC show cause notice to the then Municipal Commissioner, Meerut, for assaulting an employee in 2014; Chief Secretary, U.P. directed to take appropriate action against him (30.05.2017)

PRESS RELEASE

New Delhi, 30th May, 2017


The National Human Rights Commission has issued a notice to the then Municipal Commissioner, Meerut, Uttar Pradesh to show cause why an appropriate departmental action should not be recommended to be initiated against him for beating a Corporation employee on his refusal to do some of his personal menial chores on the 26th May, 2014.

The Commission has also directed the Chief Secretary, Government of Uttar Pradesh to take appropriate action against the then Municipal Commissioner, Meerut, whom it found guilty of negligence and misconduct as a public servant in the matter. They have been given six weeks to respond.

Earlier, in response to the notices of the Commission, the SSP, Meerut had denied the allegations as false and misleading. However, the Commission through its own inquiry team found that the casual worker was beaten up and abused and that there was a deliberate attempt to cover up the incident by the municipal authorities. The pictures of the victim in the news paper clipping showed the injuries on his person. The enquiry team reported that police did not take any action in the matter as there was no complaint lodged by the victim or anyone else in the matter.

The Commission took cognizance of the incident on the basis of a complaint dated 27th May, 2014 in the matter by an NGO.
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