NHRC recommends rupees five lakhs as interim relief to a victim of rape at a police outpost in Bihar


New Delhi, January 31st, 2012

The National Human Rights Commission has recommended that the Bihar Government pay rupees five lakhs as interim relief to a woman raped by a home guard jawan at a police outpost in Bagah, Champaran West on the 4th March, 2011. The Chief Secretary of the State has also been directed to send the proof of payment made to the victim within four weeks. In addition the District Authorities have been asked to inform the Commission as to whether the victim belonged to SC/ST category.

The Commission took cognizance of a complaint by Prabir Kumar Das on the 11th July, 2011 seeking NHRC's intervention in the matter. In response to the Commission's proceedings and notices in the matter, the Bihar Government had informed that the accused home guard jawan was arrested and proceedings in the court were initiated against him. The process for termination of his services was also in progress. The ASI in-charge of the police outpost was also suspended and departmental proceedings were initiated against him.
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