NHRC asks the Delhi Govt. to pay rupees five lakhs as monetary relief to a victim of sexual harassment by a police constable


New Delhi, 10th January, 2013
The National Human Rights Commission has asked the Delhi Government to pay rupees five lakhs as monetary relief to a minor, who suffered sexual harassment by a Delhi Police constable. It has also called for a compliance report from the Chief Secretary, Government of NCT of Delhi, along with a proof of payment.

The Commission has directed that the money should be put into a fixed deposit in her name, the interest from which her legal guardian would be authorized to use for her welfare while she is a minor. The principal, together with any accrued interest, would be at her disposal when she becomes an adult.

The Commission took up this case on the basis of a complaint quoting a media report dated the 13th February, 2012 about the incident. Reportedly, a 12 year old girl was molested by a Delhi Police constable. On the basis of the material on record submitted by the concerned authorities before the Commission in response to its notices, it was found that the constable had prima-facie outraged the modesty of the minor girl and for this he was an accused in FIR No. 22 dated 11th February, 2012 u/s 354 IPC at Police Station, Mandir Marg, New Delhi. He had also been suspended from service.

The Commission observed that prima-facie, a public servant had abused his position/power and violated the human rights of a minor girl for which the State is liable and issued show cause notices to the Government of NCT of Delhi through its Chief Secretary and the Delhi Police Commissioner. They were also asked to inform about further action against the constable.

In response, the Commission has been informed that a challan had been filed in the matter before a court. It was also said that the Commission might decide the monetary relief to the victim as per the provision laid down in this regard. The Commission, therefore, recommended the Chief Secretary, Government of NCT of Delhi to make payment of rupees five lakhs as monetary relief to the victim.

*****