NHRC concludes its two days Open Hearing and Camp Sitting at Dehradun, Uttarakhand (14.07.2017)

PRESS RELEASE

Dehradun, 14th July, 2017
The National Human Rights Commission, NHRC concluded its two days 'Open Hearing' and 'Camp Sitting' in Dehradun, Uttarakhand today after discussions with senior officers of the State Government and expressing the hope that the State Government would proactively engage itself for timely compliance of recommendations given by the Commission. While hearing the cases of bonded labour, the Commission expressed its displeasure over the poor response from the concerned authorities and said that there is a need to sensitise the District Magistrates and officers of Labour Department about provisions of Bonded Labour System (Abolition) Act.

Several issues of human rights violation including bonded labour, problems of Scheduled Castes and other depressed sections of the society were discussed during the meeting with the Chief Secretary, Addl. Chief Secretary, DGP and secretaries of various departments of the State Government. They were sensitized that dealing with the problems of the people with a humane approach will only help them in achieving their goal for providing good governance. The response of the officers was positive and they assured the Commission that needful would be done in shortest possible time.

The Commission also discussed with the senior officers, the issues raised during its meeting with NGOs. These related to rights of differently abled persons such as non-availability of ramps or lifts for them in public offices, issue of disability certification, certification of Autism, denial of admission to such children in regular schools despite RTEA and other legal provisions, absence of specially trained teachers for them, denial of admission to street children in schools due to non-issue of birth certificates by Nagar Nigam despite orders of CWC were also raised.

Issues of forest dwellers rights and sufferings of Rudiya community, displacement and non-payment of compensation to villagers affected due to acquisition of their lands for development projects, issue of displacement and migration rampant due to lack of education and health facilities, lack of doctors, nurses, para-medical staff and specialist doctors in government hospitals and lack of mental health facilities in the State were also brought to the notice of the Commission. The issue of non-implementation of the Disaster Management Act in the State was also raised apart from issues regarding domestic violence and sexual harassment of women, lack of remedial measures. It was also pointed out that there are no rehabilitation centres for victims of such violence.

Earlier, NHRC Member, Mr. Justice P.C. Ghose, inaugurating the two day Open Hearing and Camp Sitting yesterday on the 13th July, 2017, said that the Commission in accordance with its mandate has been working ceaselessly towards protecting and promoting the rights of people. Therefore, the Commission has initiated Open Public Hearings to hear and decide cases of atrocities against persons belonging to the Scheduled Castes. These hearings have been instrumental in giving voice to the persons from marginalized sections/communities and relief to them on the spot. Speaking on the occasion, the Additional Chief Secretary, Government of Uttarakhand, Dr. Ranbir Singh assured the Commission that State government is committed to the promotion and protection of human rights.

After the inauguration ceremony, NHRC members, Mr. Justice P.C. Ghose, Mr. Justice D. Murugesan and Smt. Jyotika Kalra heard 27 matters in the Open Hearing on the problems of Scheduled Castes. The Commission disposed of 15 cases giving immediate directions to the concerned authorities to take necessary steps for redressal of the grievances of the complainants.

In a case of death of a person after falling in an open drain on the Delhi-Dehradun Highway near ISBT in the centre of Dehradun, the Commission has recommended to the Government of Uttarakhand to pay a compensation of Rs. 3 lakhs to the next of kin of deceased Kanwar Singh. In four cases, the Commission has sought the comments of the complainants on the reports presented by authorities during hearing of the matters before giving its decision. In some cases, the Commission has called for further reports from authorities while in other cases expressed concern over delay and non-registration of FIR by the State Police.

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