CURTAIN RAISER: NHRC to hold Open Hearing and Camp Sitting at Dehradun, Uttarakhand from 13th -14th July, 2017 (12.07.2017)


New Delhi, 12th July, 2017
The National Human Rights Commission, NHRC will be holding two days 'Camp Sitting and Open Hearing' at Dehradun, Uttarakhand. Mr. Justice Pinaki Chandra Ghose, Member, NHRC will inaugurate it at Girls ITI (IRDT) Auditorium on the 13th July, 2017 at 10.00 AM.
The Commission will take up 26 cases, to be heard by Members, Mr. Justice Pinaki Chandra Ghose, Mr. Justice D. Murugesan and Ms. Jyotika Kalra. The matters relating to backlog of vacancies reserved for Scheduled Castes, irregular supply of potable water, illegal detention of human Rights Defender, non-registration of FIR, hospitals demand for fees for treatment available free of cost to the family members of SC and BPL categories, grabbing of land of Scheduled Castes by upper caste people etc, will come up for hearing. The authorities concerned with the matters have been asked to remain present.
On 14th July, 2017, the second and concluding day of the 'Camp Sitting and Open Hearing', the Commission will hold a meeting with NGOs of the State on human rights issues at 10.00 AM. Thereafter, the Commission will hold discussions with the Chief Secretary, DGP, DMs, SPs and other senior civil, police and jail officers of the State on the issues raised by the NGOs at the same venue from 11.30 AM.
Later, from 12.30 pm at the venue, the Members of the Commission would brief the media about the outcome of the Open Hearing and Camp Sitting as well as discussions with the NGOs and senior officers of the State Government for wider dissemination of information on the human rights issues and action taken by the NHRC for their protection and promotion.
The Commission has been holding Camp Sittings and Open Hearings in different States and Union Territories of the country in order to address the grievances of people speedily as the Commission is committed to safeguard the human rights of every individual. These Camp Sittings and Open Hearings also provide an opportunity to take up pending cases of respective states for hearing and disposal on the spot. The aggrieved persons, NGOs etc. get a platform to express the problems being faced by the people on account of omissions/commissions on the part of public authorities. Another objective of these camp Sittings and Open Hearings is to sensitize the public officers about the issues involving human rights.
So far, the Commission has held its Camp Sittings and Open Hearings in the States of Assam, Andhra Pradesh, Andaman & Nicobar, Bihar, Chhattisgarh, Gujarat, Haryana, Himachal Pradesh, Jharkhand, Karnataka, Kerala, Madhya Pradesh, Maharashtra, Meghalaya, Odisha, Punjab, Rajasthan, Tamil Nadu, Telangana, Uttar Pradesh, and at Chandigarh for the States of Punjab, Haryana, Himachal Pradesh and UTs of Chandigarh and Puducherry.

A Camp Sitting and Open Hearing for the States of Andhra Pradesh, Karnataka, Kerala and Tamil Nadu was held jointly at Bengaluru in September, 2010. Another joint Camp Sitting/Open Hearing for the States of Haryana, Himachal Pradesh, Punjab and UT of Chandigarh was held at Chandigarh in November, 2014. A joint Camp Sitting/Open Hearing for the States of Andhra Pradesh and Telangana was also held at Hyderabad in April, 2015. The Commission also held an Open Hearing in its office at Manav Adhikar Bhawan, New Delhi to hear complaints received from Meerut region of Uttar Pradesh.
Besides, this the Commission also organized one Regional Public Hearing on Right to Health Care in collaboration with the Jan Swasthya Abhiyan (JSA) at Mumbai on 6th-7th January, 2016 for the States of Gujarat, Maharashtra, Rajasthan, Goa and Union Territories of Daman & Diu and Dadra & Nagar Haveli.
*****