NHRC's Jaipur 'Open Hearing and Camp Sitting' concludes: 57 cases closed after affirmative action by the authorities; Rs 4.10 lakh paid as relief to victims and Rs. 12.90 lakh recommended to be paid in 4 cases (19.01.2018)


New Delhi, 19th January, 2018


The National Human Rights Commission, NHRC concluded its two day's 'Open Hearing and Camp Sitting' in Jaipur, Rajasthan today. The Commission, in its three benches presided over by the Chairperson, Mr. Justice H.L. Dattu, Members, Mr. Justice Pinaki Chandra Ghose and Mr. Justice D. Murugesan, heard 169 complaints on the atrocities and grievances of the people belonging to the Scheduled Caste and Schedule Tribes communities. These complaints included those received by the Commission in response to its 'Open Hearing'. The complainants and the State authorities were present during the hearing of the complaints.
In 57 cases, the Commission felt satisfied with their responses of the authorities received conveying redressal of grievances. Hence, these were closed. In 108 cases, further reports were called for. In one case, show cause notice under section 16 of Protection of Human Rights Act was issued to the erring police personnel for their failure in taking lawful action for the protection of the rights of the marginalized sections. In another case, the Commission recommended monetary relief of Rs. one lakh for prima-facie proven violation of human rights. In other cases, proof of payment of Rs. 3.10 lakhs was received from the State Government authorities. The Commission expressed concern over tardy implementation of SC/ST (Prevention of Atrocities Act) 1989 and the Rules of 1995 besides the delay by the State administration in taking action for redressal of grievances. There was also delay in providing the statutory monetary relief in several cases.
On the second day of its Camp Sitting, the Commission in its Full Bench sitting considered 14 old cases. Of these, five were closed. In five other cases, further reports were called for and in 4 cases monetary relief of 12.90 lakh was recommended to be paid to the victims or next of kin of the deceased persons.
After the Full Commission hearing, the Commission had an interaction with the leading NGOs of the State for a feedback from grass root level on the issues pertaining to human rights violations. Amongst the issues identified were: Human Rights of SC/ST, Women, Police and Prison Custody, Trafficking of Children, and non-registration of cases by police, medical examination of HIV positive prisoners, migration due to atrocities, drug abuse of children in District Ajmer, Right to Education of Dalit Children, Silicosis, Government Welfare Schemes, Prisoners Welfare and Rehabilitation of Manual Scavengers. The issues raised by the NGOs were taken up with the State government during a meeting with the senior officers for sensitization and formulation of mechanism and schemes for better protection of human rights of the marginalized and weaker sections of society.
Earlier, inaugurating the 'Open Hearing and Camp Sitting' yesterday, the NHRC Chairperson, Mr. Justice H.L. Dattu emphasized on the need for speedy disposal of pending matters. He called upon the State Government, NGOs and all the other stakeholders to look into the issues of denial of rights to the people of SC/ST communities and atrocities against them so as to create an enabling atmosphere for them and other marginalized sections to raise their voices of concern.
Justice Dattu said that the 'Open Hearings and Camp Sittings' of the Commission are vital for strengthening the partnership between the NHRC, States, NGOs, different stakeholders, including the media, for the protection and promotion of human rights and building awareness about the importance thereof.
He said that the Commission was not only awarding compensation in accordance with Protection of Human Rights Act, 1993 but also considering expanding the scope of human rights including civil, political, social, economic and cultural rights covering a gamut of issues pertaining to health, food, education, displacement due to calamities and proper implementation of welfare schemes.
Mr. N.C. Goyal, Chief Secretary Government of Rajasthan, on the occasion, highlighted the implementation of Social Welfare measures for the protection of human rights in the State.
Mr. Ambuj Sharma, Secretary General, NHRC emphasized that apart from providing a forum for disposal of pending cases, the 'Open Hearing and Camp Sitting' of the Commission also give an opportunity for a dialogue with the affected people and the public authorities concerned for on the spot redressal of their grievances.
Mr. Manish Chauhan, State Home Secretary, while welcoming the dignitaries said that the Government of Rajasthan was committed to the protection and promotion of human rights and informed about the measures and opportunities provided to the people in the State for redressal of their grievances.