Case Details of File Number: 30962/24/36/09-10-AD

Diary Number114878
Name of the ComplainantSUHAS CHAKMA, DIRECTOR
AddressNATIONAL CAMPAIGN FOR PREVENTION OF TORTURE, C-3/441- C, JANAKPURI,
WEST DELHI , DELHI
Name of the VictimRAM KUMAR PAL
AddressSEMRA POLICE OUT POST, PS- SURSA,
HARDOI , UTTAR PRADESH
Place of IncidentPS- SURSA
HARDOI , UTTAR PRADESH
Date of Incident10/11/2009
Direction issued by the CommissionAll the complaints pertain to death of Ram Kumar Pal S/P Rameshwar R/o Nayapurwa, PS Sursa, Hardoi, UP. According to them he died as a result of torture inflicted on him by the police personnel of the Simra outpost. Inquest was held and post mortem was conducted. The allegation of police torture was established during the enquiry of the Investigation team of the Commission. The deceased was ruthlessly beaten by constable Mishra and SI Tiwari for non-payment of bribe demanded by them. Having considered the reports and the materials the Commission recommended a sum of Rs. 5 lakh to be paid to the NOK of the deceased and to initiate departmental action against the erring police officials. In this connection FIR no. 1356/2009 was registered against the erring police officials and charge sheet was submitted in the Court u/s 304 IPC. In response to the recommendations of the Commission the Senior Superintendent of Police, Hardoi, UP, vide his communication dated 18.12.2012, informed that the recommendation of the Commission has been complied with by paying Rs. 5 lakh to the NOK of the deceased by way of cheque dated 17/11/2012. The Jt. Secretary, Home, HR Department, Govt of UP, vide his communication dated 16.07.2015 informed that State Government had given sanction to prosecute the three delinquent police personnel on 30.03.2015, but the arrest had been stayed by the Allahabad High Court. Departmental action was initiated. The Commission has perused and considered the material placed on record. Since the required action had been taken and the directions of the Commission have been complied with, there is no need of any further intervention of the Commission is required in the matter. The case is hereby closed. Inform the complainants accordingly. LINK CASES-37511/24/36/09-10-AD, 38634/24/36/09-10-AD
Action TakenConcluded and No Further Action Required (Dated 12/26/2016 )
Status on 10/18/2017The Case is Closed.
Status of the Complaint filed at the National Human Rights Commission.